Section 12   [ View Judgements ]

Changes in industrial unit


A new industrial unit to which the certificate of eligibility has been issued shall not be permitted to effect any change in its location or dispose of any part of fixed capital investment or effect any change in the ownership of the unit during the period for which the certificate is valid, without the prior concurrence in writing of the General Manager in the case of small-scale units, and of the Director of Industries in the case of large and medium scale units. Intimation of any such change shall be given to the appropriate Sales Tax Officer by the officer according the approval for the change.

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