Maharashtra Tax on Entry of Motor Vehicles into Local Areas Rules, 1987


Section
Section Title
  INTRODUCTION
  title CHAPTER I:PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II:RETURNS, ASSESSMENT, PAYMENT OF TAX AND REFUND View Judgements
  3 1 Submission of returns and payment of tax View Judgements
  4 1 Time for payment and method of payment View Judgements
  5 1 Action Against Any Authority For Vexatious Order Or Wilful Under-assessment, Etc View Judgements
  5A 1 Designated officer to ascertain payment of amount of tax View Judgements
  6 Assessment of tax View Judgements
  7 Refunds View Judgements
  8 Drawback, set-off etc. of tax paid by an importer under the General Sales Tax Law in force in any other State or Union Territory View Judgements
  title CHAPTER III:ACCOUNTS View Judgements
  9 Manner in which accounts shall be kept View Judgements
  10 Preservation of books of accounts, registers etc View Judgements
  11 Furnishing of information, inspection of books, accounts, documents etc View Judgements
  title CHAPTER IV:APPEALS View Judgements
  12 Submission of appeals View Judgements
  13 Summary rejection View Judgements
  14 Hearing View Judgements
  15 Supply of copy of order to the appellant or applicant and to the concerned Assessing Authority View Judgements
  16 Award of costs of Appellate Tribunal View Judgements
  17 Fees View Judgements
  title CHAPTER V:MISCELLANEOUS View Judgements
  18 Service of orders and notices View Judgements



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