Section 6   [ View Judgements ]

Amendment of Schedule II


In Schedule II to the Principal Act,- (i) in column (3) against serial numbers 1 and 3, for the figure "2.5", the figure "2" shall be substituted ;



(ii) in column (3) against serial numbers 8 and 9, for the figure "2", the figure "1" shall be substituted ;



(iii) in column (2) against serial number 14, for the existing entry, the following entry shall be substituted, namely:-



"All kinds of non-alcoholic drinks and beverages, their concentrates such as rasna, ice-cream, kulfi and ice candy."



(iv) for serial number 16 and entries, relating thereto, the following serial number and entries relating thereto shall be substituted, namely:-



"16. Tyres, tubes and flaps of two wheeler, three wheeler, four wheeler 2"; and more than four wheeler motor vehicles and jeep-trailer (other than tyres, tubes and flaps of tractors and tractor's trailers)



(v) in column (2) against serial number 20, for the existing entry, the following entry shall be substituted, namely:-



"Insecticides, pesticides, mosquito and insect repellents."



(vi) in column (3) against serial numbers 35, 40 and 44 for the figure "1", the figure "2" shall be substituted ;



(vii) serial numbers 36, 38, 45 and 47 and entries relating thereto shall be omitted ;



(viii) in column (3) against serial numbers 39, 42, 43, 46, 48, 51 and 52, for the figure "0.5", the figure "1" shall be substituted ;



(ix) for serial number 41 and entries relating thereto, the following serial number and entries relating thereto shall be substituted, namely:-



"41. All kinds of vegetable oil, edible oil and hydrogenated vegetable oil. 1"



(x) for serial number 50 and entries relating thereto, the following serial number and entries relating thereto shall be substituted, namely:-



"50. Toilet articles including toilet soaps, tooth paste, tooth powder, 1"; hair oil, face powder, talcum powder, combs, brushes, razors and razor blades.



(xi) for serial number 58 and entries relating thereto, the following serial number and entries relating thereto shall be substituted, namely:-



"58. Glass and glass sheet. 2";



(xii) after serial number 59, the following serial numbers and entries relating thereto shall be inserted, namely:-



"60. Telecommunication towers, all equipments for communications 2 such as Private Branch Exchange (P. B. X.) and Electronic Private Automatic Branch Exchange (E. P. A. B. X.) and parts thereof



61. Indian made foreign liquor and beer 2"

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