Section 7   [ View Judgements ]

Penalty for non-payment of duty of excise


If any duty of excise payable by the producer of a feature film to the Central government under section 4 [including any duty of excise which has been refunded but which is required to be repaid to that Government under the second proviso to sub-section (1) of that section] is not paid to that Government before the date, or, as the case may be, within the period specified therein, it shall be deemed to be in arrears and the authority prescribed in this behalf may, after such inquiry as it deems fit, impose on the producer, a penalty not exceeding fifty rupees for every month during which the duty of excise is in arrears:



Provided that before imposing any such penalty, such producer shall be given a reasonable opportunity of being heard and, it after such hearing, the said authority is satisfied that the default was for any good and sufficient reason, no penalty shall be imposed under this section.

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