Section 5   [ View Judgements ]

Amendment of rule 9


In rule 9 of the said rules, in sub-rule (1), after the first proviso, the following proviso shall be inserted, namely :- "Provided further that the molasses produced in a khandsari sugar factory may be removed without payment of duty leviable thereon and the duty of excise leviable on such molasses shall be paid by the procurer, as if such molasses has been manufactured by such procurer, on the date of receipt of such molasses in his factory.".

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