for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 5   [ View Judgements ]

Amendment of section 20


In section 20 of the Principal Act, -



(i) for sub-section (1), the following sub-section shall be substituted, namely :-



"(1) Nothing contained in section 18-A or section 19 or sub-section (1-a) of section 52 limiting the time within which any assessment or re-assessment may be made, shall apply to an assessment or re-assessment made in consequence of, or to give effect to, any finding or direction contained in an order under section 38, 39 or 44.";



(ii) for sub-section (3), the following sub-section shall be substituted, namely :-



"(3) Where any turnover or a part thereof of any dealer has been assessed to tax under this Act or under any of the Acts repealed by section 52 of this Act (hereinafter referred to as the repealed Acts) and not under the Central Sales Tax Act, 1956 (No. 74 of 1956) or vice versa, but subsequently as a result of any order passed under section 38 or section 39 or section 44 of this Act or under the corresponding provisions of any of the repealed Acts or of an order passed by any civil or any other competent court, it is held to be assessable under the Central Sales Tax Act, 1956 (No. 74 of 1956), or under this Act or under any of the repealed Acts, as the case may be, then, in consequence of such order or to give effect to any finding or direction contained in such order, such turnover or part thereof, shall, irrespective of the fact that the order previously passed in the other case under the Central Sales Tax Act, 1956 (No. 74 of 1956) or under this Act or under any of the repealed Acts, as the case may be, h



as become final, be assessed or re-assessed to tax, as the case may be, at any time within five years from the date of such order, under the relevant Act, notwithstanding anything contained in section 18, section 18-A, section 19 or section 52 of this Act or of the corresponding provisions in the relevant repealed Act, limiting the time within which any assessment or re-assessment may be made."

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