Authority for Advance Rulings (Customs, Central Excise and Service Tax) Procedure Regulations, 2005


Section
Section Title
  INTRODUCTION
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 Language of the Authority View Judgements
  4 Powers of the Authority View Judgements
  5 Powers and functions of the Secretary View Judgements
  6 Signing of notices, etc View Judgements
  7 Mode of service of notices, etc View Judgements
  8 Procedure for filing applications View Judgements
  9 Procedure on receipt of an application View Judgements
  10 Commissioner to be designated by the Board View Judgements
  11 Additional facts byway of a petition View Judgements
  12 Questions not specified in the application View Judgements
  13 Authorization to be filed View Judgements
  14 Continuation of proceedings after the death, etc., of the applicant View Judgements
  15 Hearing of application View Judgements
  16 Hearing of application ex parte View Judgements
  17 Withdrawal of application View Judgements
  18 Modification of the order/advance ruling View Judgements
  19 Rectification of mistakes View Judgements
  20 Amendment of the records View Judgements
  21 Supply of certified copies View Judgements
  22 Inspection of records View Judgements
  23 Declaration of advance ruling to be void in certain circumstances View Judgements
  24 Proceedings open to the public View Judgements
  25 Publication of orders/advance rulings View Judgements
  26 Authentication and communication of orders/advance rulings View Judgements
  27 Proceedings of Authority View Judgements
  28 Procedure In case of petition View Judgements
  29 Dress regulation View Judgements
  30 Prohibition of arms, mobile phones etc View Judgements



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon