Central Sales Tax (Bombay) Rules, 1957


Section
Section Title
  INTRODUCTION
  1 Short title and extent View Judgements
  2 Definitions View Judgements
  2a 1 Furnishing of Security View Judgements
  2b Insolvency or death of surety View Judgements
  3 Manner in which Accounts shall be kept View Judgements
  3a 1 Authority from which certificates referred to in sub-section (2) of section 6 may be obtained and custody thereof View Judgements
  3b 1 Use of Forms of Certificate prescribed under sub-section (2) of section 6 View Judgements
  3c 12 Authority from which declaration form referred to in sub-section (i) of section 6-a may be obtained and custody thereof View Judgements
  4 Authority from which 1 and the conditions subject to which declaration forms may be obtained, use, custody and maintenance of records of such forms and matters incidental thereto View Judgements
  4a 1 Maintenance of records of certificates and declarations under sub-section (2) of section 6 2 section 6-A and clause (a) of sub-section (4) of section 8 and matters incidental thereto View Judgements
  4aa 1 Declaration forms to be obtained and given from delivery state View Judgements
  4b Grant of Certificate under section 8(4)(b) View Judgements
  5 Submission of returns View Judgements
  5a 1 Remission of Tax View Judgements
  6 Accounts, etc. to be preserved for three years View Judgements
  7 Furnishing of Information, Inspection of Books, Accounts, etc View Judgements
  8 Declaration as to Manager of Undivided Hindu Family, Association etc. View Judgements
  9 Intimation in the Event of Change of Ownership or in Nature of Business View Judgements
  9a 1 Forms View Judgements
  9aa 1 Submission of Appeal under sub-section (3h) of section 7 and Procedure thereto View Judgements
  9b 1 Refund of Tax View Judgements
  9c 1 Collection of Tax by Registered Dealer View Judgements
  10 Penalty View Judgements



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