Section 4   [ View Judgements ]

Reduction in tax liability


(1) Where an Importer of a motor vehicle liable to pay tax under this Act, being a dealer in motor vehicles, becomes liable to pay tax under the Bombay Sales Tax Act by virtue of the sale of such motor vehicles, then his liability under the Bombay Sales Tax Act shall be reduced to the extent of tax paid under this Act.



(2) The amount of tax leviable under this Act shall, subject to such conditions as may be prescribed, be reduced to the extent of the amount of tax paid, if any, under the law relating to General Sales Tax [1] ["or Central Sales Tax"] as may be in force in any other State or Union Territory by an importer who, not being a dealer in motor vehicles, had purchased the motor vehicle for his own use in that State.



Notes:- The amendment has been made to this Act to allow the adjustment of the Central Sales Tax against the payment of tax under this Act. So far it was only the tax paid under the local Sales Tax Act which was allowed to be adjusted.

FOOTNOTES:

1. These words were inserted by Mah. Act No. 29 of 1994. with effect from . 1.5.1994



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