INTRODUCTION


Whereas the draft of certain Rules further to amend the Central Sales Tax (Orissa) Rules, 1957 was published in the extraordinary issue No. 108 of the Orissa Gazette, dated the 31st January, 1997, in the notification of the Government of Orissa in the Finance Department No. 3516-CTA-53/97-F, dated the 30th January, 1997, as S.R.O. No. 40/97 inviting objections and suggestions from all persons likely to be affected thereby till the expiry of a period of fifteen days from the date of publication of the said notification in the Orissa Gazette; And whereas, no objection or suggestion has been received by the State Government in respect of the said draft; Now, therefore, in exercise of the powers conferred by sub-sections (3) and (4) of section 13 of the Central Sales Tax Act, 1956 (74 of 1956), the State Government do hereby make the following Rules further to amend the Central Sales Tax (Orissa) Rules, 1957, namely :-

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