for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Amendment of Section 2.


In Section 2 of the Tamil Nadu Value Added Tax Act, 2006 (Tamil Nadu Act 32 of 2006) (hereinafter referred to as the principal Act),—



(i) Clause (6) shall be omitted;



(ii) after Clause (16), the following Clause shall be inserted, namely:—



"(16-A) "Deputy Commercial Tax Officer" means any person appointed by the Commissioner by name or by virtue of his office, to exercise the powers

of a Deputy Commercial Tax Officer.".

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