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BEEDI WORKERS WELFARE CESS RULES, 1977
 
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  INTRODUCTION 
  RULE 1: SHORT TITLE AND COMMENCEMENT 
  RULE 2: DEFINITIONS 
  RULE 3: APPLICATION OF ACT 1 OF 1944 AND THE ROLES MADE THERE UNDER 
  RULE 4: RECOVERY OF EXCISE DUTY 
  RULE 5: RETURN REGARDING COLLECTION OF CESS 
   


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Few Judgments On This Act:-


  M/s. M.E.S. Builders' Association of India, Wellington Branch, rep. By its Secretary Versus Union of India, rep. By Chief Engineer, Military Engineering Service, 30/03/2010.  

  Ramchand Onkarlal Agarwal Versus Union of India , 02/05/2006.  

  V.P.R.College Beedi Company Versus Union of India & Others , 21/03/2003.  

  Rajangam, Secretary, District Beedi Workers' Union and Others Versus State of Tamil Nadu and Others , 19/11/1992.  

  GAFFAR AND JAHANGIR BEEDI WORKS, MYSORE VERSUS UNION OF INDIA , 07/12/1990.  

  Metal Powder Company, Ltd. Madras & Another Versus State of Tamil Nadu & Another, 05/02/1985.  

  P. Syed Saheb And Sons Versus State of Mysore, 24/06/1971.  










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