Section 10A   [ View Judgements ]

Designated Officer


The State Government may, by notification in the Official Gazettee, designate such number of officers of the State Government to be the designated officers as may be necessary for the purpose of this act, and may assign to each one of them such local area or areas or a part of a local area as may be specified in the said notification or by any other like notification.



Schedule

S. No. Designation of the Officer Office Address

(1) (2) (3)

1 The Sales Tax Officer (E-204), Enforcement Branch, Mumbai Room No. 511, 5th Floor, Vikrikar Bhavan, Mazgaon, Mumbai 400 010.

2 The Sales Tax Officer (E-206), Enforcement Branch, Mumbai Room No. 510, 5th Floor, Vikrikar Bhavan, Mazgaon, Mumbai - 400 010.

3 The Sales Tax Officer (E-211), Enforcement Branch, Mumbai Room No. 502, 5th Floor, Vikrikar Bhavan, Mazgaon, Mumbai - 400 010.

4 The Sales Tax Officer (E-215). Enforcement Branch, Mumbai Room No. 507, 5th Floor, Vikrikar Bhavan, Mazgaon, Mumbai - 400 010.

5 The Sales Tax Officer (E-217), Enforcement Branch, Mumbai. Room No. 513, 5th Floor, Vikrikar Bhavan, Mazgaon, Mumbai 400 010.

6 The Sales Tax Officer (E-219), Enforcement Branch, Mumbai. Room No. 512, 5th Floor, Vikrikar Bhavan, Mazgaon, Mumbai- 400010.





#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon