Expenditure-tax Act, 1987


Section
Section Title
  Preamble
  1 Short Title, extent and commencement. View Judgements
  2 Definitions. View Judgements
  3 Application of the Act. View Judgements
  4 Charge of Expenditure-Tax. View Judgements
  5 Meaning of Chargeable Expenditure. View Judgements
  6 Tax Authorities. View Judgements
  7 Collection and Recovery of Expenditure-Tax. View Judgements
  8 Person Responsible for collecting tax to furnish prescribed return. View Judgements
  9 Assessment. View Judgements
  10 Best Judgment Assessment. View Judgements
  11 Chargeable Expenditure Escaping Assessment. View Judgements
  12 Rectification of mistake. View Judgements
  13 Time limit for completion for assessment and reassessment. View Judgements
  14 Interest on delayed payment of Expenditure-Tax. View Judgements
  15 Penalty for failure to collect or pay Expenditure Tax. View Judgements
  16 Penalty for failure to furnish prescribed return. View Judgements
  17 Penalty for concealment of chargeable Expenditure. View Judgements
  18 Penalty for failure to comply with notice. View Judgements
  19 Penalty not to be imposed in certain cases. View Judgements
  20 Notice of demand. View Judgements
  21 Revision of orders by the commissioner. View Judgements
  22 Appeals to the commissioner (Appeals). View Judgements
  23 Appeals to appellate tribunals. View Judgements
  24 Application of provisions of Income-Tax Act. View Judgements
  25 Willful attempt to evade Tax, Etc. View Judgements
  26 Failure to furnish prescribed returns. View Judgements
  27 False statement in verification, Etc. View Judgements
  28 Abetment of false return, Etc. View Judgements
  29 Certain offences to be Non-Cognizable. View Judgements
  30 Institution of proceedings and composition of offences. View Judgements
  31 Power to make rules. View Judgements
  32 Power to remove difficulties. View Judgements
  33 Consequential Amendments. View Judgements



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