for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 13   [ View Judgements ]

New industrial unit a separate entity


A new industrial unit opting for the scheme of deferred payment of tax shall be a separate entity for the purpose of sales tax registration, notwithstanding anything contained in the rules and consequently every such industrial unit shall obtain a separate registration certificate covering the business activity in respect of which it is opting for the scheme of deferred payment of tax. A new industrial unit shall not be entitled to carry on any business activity other than the one in respect of which it is entitled to benefit of the scheme of deferred payment of tax under the said certificate of registration. The new industrial unit shall also submit a consolidated return in respect of all the places of its business in respect of which it has availed of the benefit if the scheme of deferred payment of tax to the Sales Tax Officer from whom it has obtained the certificate of registration notwithstanding any provision to the contrary in the rules.

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