MAHARASHTRA SALES TAX ON THE TRANSFER OF PROPERTY IN GOODS INVOLVED IN THE EXECUTION OF WORKS CONTRACTS (RE-ENACTED) ACT, 1989


Section
Section Title
  1 SHORT TITLE, EXTENT AND COMMENCEMENT:- View Judgements
  2 DEFINITIONS. View Judgements
  3 INCIDENCE OF TAX. View Judgements
  4 LIABILITY OF DEALER. View Judgements
  4A TAX NOT TO BE LEVIED IN RESPECT OF WORKS CONTRACTS OF STATE GOVERNMENT: - View Judgements
  5 TAX PAYABLE BY DEAL View Judgements
  6 LEVY 0F TAX View Judgements
  6A 1[COMPOSITION OF TAX View Judgements
  6B 4[TAX DEDUCTION AT SOURCE. View Judgements
  7 JOINT AND SEVERAL LIABILITY OF PRINCIPAL AND AGENT View Judgements
  8 REGISTRATION View Judgements
  9 AUTHORITIES UNDER BOMBAY SALES TAX ACT EMPOWERED TO ASSESS, REASSESS ETC. TAX UNDER THIS ACT View Judgements
  10 CERTAIN SALES NOT TO BE LIABLE TO TAX. View Judgements
  11 POWER TO MAKE RULES. View Judgements
  12 POWER TO REMOVE DIFFICULTY. View Judgements
  13 REPEAL OF MAH. XIX OF 1985. View Judgements
  14 NON-LEVY OF TAX IN RESPECT OF CERTAIN WORKS CONTRACTS View Judgements
  15 PERSON NOT LIABLE TO PAY TAX UNDER REPEALED. ACT SHALL NOT BE LIABLE TO PAY TAX DURING SPECIFIED PERIOD View Judgements
  16 REFUND OF TAX OR EXCESS TAX PAID UNDER REPEALED ACT. View Judgements
  17 FILING OF FRESH CONSOLIDATE RETURN View Judgements
  18 COMPUTATION OF PERIOD OF LIMITATION FOR ASSESSMENT View Judgements
  19 ORDER OF ASSESSMENT. View Judgements
  20 COMPOSITION OF TAX FOR SPECIFIED PERIOD. View Judgements
  21 VALIDITY AND EFFECTIVENESS OF REGISTRATION CERTIFICATE View Judgements
  22 PERSON NOT LIABLE FOR CONVICTION UNDER CERTAIN CIRCUMSTANCES. View Judgements



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