Section 8   [ View Judgements ]

Assessment of tax


The assessment of the tax due for an accounting year pertaining to which deferment of the payment of tax has been allowed shall be made as usual after the close of the accounting year. The industrial unit shall at the time of assessment produce the certificate of eligibility granted to it in original. The assessing officer shall after the assessment is over, issue the order of assessment and the notice of demand in form XIX as required by rule 37 of the Rules made under the Act and shall in the notice of demand indicate the date by which the payment of tax is to be made. This date shall be in terms of sub-rule (3) of rule 4.

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