Section 2   [ View Judgements ]

Insertion of section 3-B


After section 3-A of the Madhya Pradesh Sthaniya Kshetra Me Mal Ke Pravesh Par Kar Adhiniyam, 1976 (No. 52 of 1976) (hereinafter referred to as the Principal Act), the following section shall be inserted, namely:-



"3-B. Special provisions for collection of entry tax on foreign liquor,- Notwithstanding anything contained in this Act, the State Government may, by notification, specify the manner and appoint the competent authority, to collect entry tax in respect of India made foreign liquor and beer on such terms and conditions as may be specified therein."

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