Section 2   [ View Judgements ]

Amendment of section 18


In section 18 of the Madhya Pradesh General Sales Tax Act, 1958 (No. 2 of 1959), after sub-section (8), the following sub-section shall be inserted, namely :-



"(9) Notwithstanding anything contained in sub-section (8), assessment proceedings in respect of a dealer relating to the year ending in the calendar year 1985 shall be completed by the end of March, 1988.".

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