BOMBAY MOTOR VEHICLES TAX RULES, 1959



w w w . L a w y e r S e r v i c e s . i n

Section
Section Title
  INTRODUCTION
  RULE 1: SHORT TITLE, EXTENT AND COMMENCEMENT
  RULE 2: DEFINITIONS
  RULE 3: ASSESSMENT OF RATE OF TAX.
  RULE 4: MEANS OF PAYMENT OF TAX
  RULE 5: CERTIFICATE FOR NON-USER
  RULE 6: DECLARATION (1) A DECLARATION SHALL BE IN FORM'A'
  RULE 7: MANNER OF DELIVERY OF DECLARATION
  RULE 8: PERIOD WITHIN WHICH DECLARATION IS TO BE MADE
  RULE 9: ADDITIONAL DECLARATION
  RULE 10: FORMS OF DECLARATION AND ADDITIONAL DECLARATION FROM WHOM TO BE OBTAINED
  RULE 11: TAXATION AUTHORITY TO SATISFY ITSELF THAT DECLARATION OR ADDITIONAL DECLARATION IS COMPLETE
  RULE 11A: PERIOD WITHIN WHICH AMOUNT OF TAX PAYABLE BY REASON OF ENHANCEMENT OF RATES OF TAX SHALL BE PAID
  RULE 11B: CONDITIONS SUBJECT TO WHICH INTEREST MAYBE REMITTED UNDER SECTION 8A
  RULE 12: APPLICATION FOR REFUND UNDER SECTION 9
  RULE 13: CERTIFICATE OF REFUND
  RULE 14: PAYMENT OF REFUND
  RULE 15: REGISTER OF REFUNDS
  RULE 16: LEVY OF TAX, ETC. IN CASE OF FLEET-OWNER
  RULE 17: VEHICLES EXEMPTED FROM TAX UNDER SECTION 13
  RULE 18: POWER TO STOP MOTOR VEHICLE
  RULE 18A: PROCEDURE FOR SEIZURE AND DETENTION OF MOTOR VEHICLES IN CASE OF NONPAYMENT OF TAX
  RULE 19: COMPOSITION OF OFFENCES
  RULE 20: RECORD OF INTEREST AND OF SUMS PAID BY WAY OF COMPOSITION OF OFFENCE TO BE MAINTAINED
  RULE 21: DECLARATION TO BE SUBMITTED IN RESPECT OF VEHICLES BROUGHT INTO STATE
  RULE 23: ISSUE OF CERTIFICATE OF TAXATION IN CASE OF VEHICLES BROUGHT FOR USE IN STATE
  RULE 24 :
  RULE 25: ALTERATIONS, ETC. OF RECEIPT OR CERTIFICATE OF TAXATION
  RULE 26: FRACTION OF RUPEE
  RULE 27: REGISTER OF RECEIPTS OF TAX
  RULE 28: NOTICE OF PLACE AND TIME OF BUSINESS
  RULE 29: APPEALS UNDER SECTION 14 TO APPELLATE AUTHORITY
  RULE 29A: GRANT OF STAY IN APPEAL AND REVISION
  RULE 30: PROCEDURE ON APPEALS
  RULE 31: SUPPLY OF COPIES
  RULE 32: SUPPLY OF INFORMATION REGARDING PAYMENT OF TAX, ETC.
  RULE 33: PENALTY FOR CONTRAVENTION OF RULES