for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 4   [ View Judgements ]

Amendment of section 18


In section 18 of the Principal Act, after sub-section (7), the following sub-section shall be inserted, namely :-



"(8) The assessment shall be made under this section -



(i) in respect of a registered dealer, within a period of five calendar years from the end of the period for which assessment is to be made; and



(ii) in respect of a dealer who has failed to apply for registration, within a period of five calendar years from the commencement of proceedings under sub-section (6) :



Provided that -



(a) where a fresh assessment has to be made to give effect to any finding or direction contained in any order under section 38, 39 or 44, or to any order of the High Court or the Supreme Court such assessment shall be made within a period of three calendar years from the date of order containing such finding or direction or the order of the High Court or the Supreme Court, as the case may be;



(b) where assessment proceedings are pending on the date of commencement of the Madhya Pradesh General Sales Tax (Amendment and Validation) Act, 1969, such assessment shall be made within a period of three calendar years from the date of such commencement or within the period within which such assessment is required to be made in accordance with any other provision of this section, whichever is later; and



(c) nothing contained in this sub-section shall apply to proceedings initiated under section 19 or any proceedings other than assessment of tax that may be instituted under any other provisions of this Act."

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