Section 14   [ View Judgements ]

Non-availability of facility of deferred payments


The benefit of the scheme of deferred payment of tax shall not be available to the following new industrial units, namely :-



(A) (1) flour mills (excluding roller flour mills);



(2) oil mills (excluding solvent extraction plants);



(3) dall mills;



(4) saw mills;



(5) rice mills;



(6) printing presses of all types;



(7) cotton ginning and pressing factories;



(8) ice factories;



(9) such other industries as may be notified by the Government from time to time.



(B) industrial units undertaking expansion, modernisation or diversification;



(C) a closed unit revived by an entrepreneur;



(D) units claiming interest-free loans as an existing unit establishing a new unit;



(E) an industrial unit set up by transferring or shifting or dismantling an existing industry.

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