Section 10   [ View Judgements ]

Contravention of Rules


(1) If the new industrial unit contravenes any of the provisions of the Act or the Rules including these rules the certificate of eligibility issued to it shall be liable to be cancelled.



(2) The authority competent to issue the eligibility certificate shall, in the like manner, cancel such certificate and send intimation thereof to the appropriate Sales Tax Officer.



(3) On such cancellation the benefits available to it under these rules shall cause to operate forthwith and accordingly such unit shall become liable to pay the tax including the deferred tax payment whereof was deferred under the provisions of the Act, and the relevant provisions of the Act and the Rules relating to collection and recovery of tax, interest and penalty shall apply in relation to such tax with or without interest, as has become eligible for payment by virtue of this rule.

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