Madhya Pradesh Value Added Tax Rules, 2006


Section
Section Title
  INTRODUCTION
  title CHAPTER I View Judgements
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II View Judgements
  3 Appointments View Judgements
  4 Constitution of the Appellate Board and its functions View Judgements
  title CHAPTER III View Judgements
  5 Limit of turnover under sub-section (1) of section 5 and limit of aggregate amount of purchase prices under clause (b) of sub-section (2) of section 10 View Judgements
  6 Initiation of proceedings for determination of liability View Judgements
  7 Manner of proving payment of tax by the contractor View Judgements
  title CHAPTER IV. View Judgements
  8 Composition of tax View Judgements
  9 Claiming by or allowing to a registered dealer or a person other than a dealer rebate of input tax under section 14 View Judgements
  title CHAPTER V View Judgements
  10 Period for making an application for grant of registration certificate under section 17 View Judgements
  11 Application for grant of registration certificate View Judgements
  12 Grant of Registration Certificate View Judgements
  13 Grant of duplicate copy of registration certificate View Judgements
  14 Supply of certified copies of registration certificate and its exhibition View Judgements
  15 Information under sub-section (8) of section 17 View Judgements
  16 Amendment of registration certificate View Judgements
  17 Information on the death of a dealer View Judgements
  18 Cancellation of registration certificate under sub-section (10) of section 17 View Judgements
  19 Submission of registration certificate for cancellation View Judgements
  20 Furnishing of security under clause (a) of sub-section (12) of section 17 View Judgements
  title CHAPTER VI View Judgements
  21 Returns View Judgements
  22 Monthly Returns View Judgements
  23 Revised return View Judgements
  24 Terms and conditions subject to which exemption to any dealer from furnishing returns may be granted View Judgements
  25 Terms and conditions subject to which permission to furnish return for different period may be granted View Judgements
  26 Notice under sub-section (5) of section 18 View Judgements
  27 Production of documents View Judgements
  28 Manner of tax audit View Judgements
  29 Notice under sub-section (4) of section 20 View Judgements
  30 Selection of dealers for reassessment under sub section (2) of section 20-A View Judgements
  31 Manner of assessment, re-assessment and imposition of penalty View Judgements
  32 Notice under sub-section (6) of section 17, sub-section (8) of section 24, sub-section (2) of section 40 sub-section (6) of section 55 and rule 84 View Judgements
  33 Form of order of assessment and/or penalty View Judgements
  34 Assessment case record View Judgements
  35 Enrolment of tax practitioners View Judgements
  36 Payment of tax View Judgements
  37 Method of payment View Judgements
  38 Fraction of a rupee to be rounded of View Judgements
  39 Reconciliation of payments View Judgements
  40 Notice of demand for payment of any sum due under the Act View Judgements
  41 Recovery of tax, penalty, interest or any other sum payable under the Act View Judgements
  42 Notice for recovery of modified amount under sub-section (12) of section 24 View Judgements
  43 Report of recovery of tax, penalty or any other amount View Judgements
  44 Notice of demand and payment of tax in advance of assessment and the manner of its payment View Judgements
  45 Payment of sums deducted under section 26, and issue of a certificate under section 27 View Judgements
  46 Notice for recovery from third parties View Judgements
  47 Procedure for forfeiture of the amount collected by way of tax in contravention of the provisions of sub-section (1) of section 35 and for refund of such amount View Judgements
  title CHAPTER VII View Judgements
  48 Refund payment order View Judgements
  49 Refund adjustment order View Judgements
  50 Submission of refund adjustment order with the return View Judgements
  51 Intimation of book numbers View Judgements
  52 Order sanctioning interest on delayed refund View Judgements
  53 Interest payment order View Judgements
  title CHAPTER VIII View Judgements
  54 . Furnishing of audit report by certain dealers and conditions for requiring a dealer or class of dealers to maintain accounts in different form and manner View Judgements
  55 Particulars required in a bill, invoice or cash memorandum View Judgements
  title CHAPTER IX View Judgements
  56 Delegation of Commissioner's powers View Judgements
  57 Service of notice, summons and orders View Judgements
  title CHAPTER X View Judgements
  58 Filing of memorandum of appeal View Judgements
  59 Stay of recovery of the remaining amount View Judgements
  60 Summary rejection View Judgements
  61 Hearing View Judgements
  62 Notice to person likely to be affected adversely View Judgements
  63 Supply of copy of order to the appellant and the officer concerned View Judgements
  64 Fees View Judgements
  65 Notice for rectification of mistake under section 54 View Judgements
  title CHAPTER XI View Judgements
  66 Production of documents and furnishing of information by dealers View Judgements
  67 Request requisitioning the services of a police officer View Judgements
  68 Retention of seized books of accounts, registers and documents View Judgements
  69 Form of notice and Procedure for release or disposal by way of sale of goods seized under sub-section (6) of section 55 View Judgements
  70 Establishment of check posts and erection of barriers View Judgements
  71 Submission of declaration in case of a person View Judgements
  72 Records to be maintained and particulars to be furnished by the person transporting any goods notified under sub-section (2) of section 57 View Judgements
  73 Inspection and search of the vehicle View Judgements
  74 Procedure for seizure and release of goods/vehicle and disposal of goods by sale View Judgements
  75 Procedure for obtaining and keeping record of the declaration form - 49 View Judgements
  76 Transit of goods by Road through the State and issue of transit pass View Judgements
  77 Furnishing of a declaration under sub-section (1) of section 61 View Judgements
  78 Intimation to be given by clearing, forwarding, booking agent, dalal and person transporting goods View Judgements
  title CHAPTER XII. View Judgements
  79 Issue of tax clearance certificates View Judgements
  80 Procedure for determination of disputed questions under section 70 View Judgements
  81 Option to pay a lump-sum amount in lieu of penalty levied under section 21, 52, 55 and 57 View Judgements
  82 Claiming by or allowing to a registered dealer rebate of input tax under section 73 View Judgements
  83 Acceptance of declaration or certificate View Judgements
  84 Imposition of penalty for breach of rules View Judgements
  85 Repeal View Judgements



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