Section 5   [ View Judgements ]

Amendment of section 38


In section 38 of the principal Regulation, for sub-



section (3), the following sub-section shall be substituted, namely :-



"(3) Subject to the provisions of sub-



section (4), any amount remaining at the end of the quarter after the application of the excess amount referred to in sub-



section (2) shall, at the option of the dealer, either-



(a) be refunded to the person within ninety days after the date on which the claim was made for the refund ; or



(b) be carried forward to the next tax period in the same financial year as a tax credit in that period."

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