RULE 10:Keeping books of accounts


The books of accounts, kept by a licensee under Section 14 shall contain the following particulars:

(a) In the case of an entertainment lottery -

(i) the number, of tickets printed

(ii) the price of the ticket

(iii) 'the number of tickets sold

(iv) the amount received by sale of tickets-;

(v) the amount received by way of donations, with details about the name and other particulars of the donor-

(vi) the gifts received, other than cash, donations with their market price the name and address of the donor

(vii) the expenses incurred in printing tickets

(viii) the expenses incurred in purchasing prizes in a lottery

(ix) the proceeds of the entertainment including the proceeds of the lottery

(x) the expenses incurred on the entertainment excluding expenses incurred in connection -with the lottery.

(xi) the total proceeds of the entertainment (including the proceeds of the lottery) after deducting the amounts under paragraphs (VII), (viii) and (ix)

(xii) the tax paid on the lottery

(b) In the case of a private lottery

(i) the number of tickets printed

(ii) the p ice of the tickets or chance in the lottery

(iii) the number of tickets or chances sold

(iv) the total proceeds of the lottery

(v) the expenses incurred for printing and stationery

(vi) the amount devoted to the provision of prizes for purchasers of tickets or chances ; or the amount de voted to the purposes which are purposes of the society, as the case may be

(vii) the tax paid on the lottery

(c) In the case of a prize competition in addition to the accounts maintained under the Prize Competitions Act, 1955 (XLII of 1955),an account containing the following particulars -

(i) the number of coupons submitted by persons in respect of every prize competition

(ii) the amount received in respect of such competition

(iii) the tax paid in respect of such prize competition

Provided that in the case of a prize competition in respect of which the entrance fee, is included in or forms p a of the consideration for the sale of any goods land is not separately levied, the 'licensee shall keep a separate account of the sums received in respect of such fee

Provided further that when no entrance fee is levied in any Manner whatever In respect of a prize competition, the licensee shall keep a separate account of the prizes given away in such prize competition

(d) In the case of a lottery, contained in newspaper or a Publication printed and published outside the State-,

(i) the number of tickets or chances sold in this State, in respect of every lottery;

(ii) the number of coupons submitted-by persons from the State;.

(iii) the amount received from this State in respect (iv) the tax paid in respect of such lottery

Provided that in the case of a lottery in respect of which the price of a ticket or chance or the entrance fee is included in or forms part of the consideration for the sale of any goods and is not separately charged or levied, the licensee shall keep a separate account of the sums received from the State in respect, of such price or fee

Provided further that when no entrance fee is levied in any manner whatever in respect of a lottery the licensee shall keep a separate, account of the prizes given away in such lottery.

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