Orissa Entertainment Tax Act, 2006


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : TAXING AUTHORITIES View Judgements
  3 Taxing authorities View Judgements
  4 Delegation of powers View Judgements
  title CHAPTER III : INCIDENCE, LEVY AND RATE OF TAX View Judgements
  5 Tax on payment for admission to entertainment View Judgements
  6 Manner of payment View Judgements
  7 Tax on cable service View Judgements
  8 Exemption of tax View Judgements
  9 Information before holding entertainment View Judgements
  10 Deposit and forfeiture of security View Judgements
  11 Restriction of admission View Judgements
  12 Restriction on entry to entertainment View Judgements
  13 Provision against resale of tickets View Judgements
  14 Admission Fee and Tax Collection Authorization Certificate View Judgements
  15 Inspection of place of entertainment View Judgements
  title CHAPTER IV : RETURNS, ASSESSMENT, REFUND AND RECOVERY OF TAX View Judgements
  16 Returns View Judgements
  17 Assessment View Judgements
  18 Refund of tax View Judgements
  19 Recovery of tax View Judgements
  20 Interest View Judgements
  title CHAPTER V : APPEALS, REVISIONS AND RECTIFICATION View Judgements
  21 Appeals View Judgements
  22 Revision View Judgements
  23 Rectification of mistakes View Judgements
  title CHAPTER VI : PENALTIES AND PROSECUTION View Judgements
  24 Penalties for admission and entry without tickets View Judgements
  25 Penalty for unauthorized sale and purchase of tickets View Judgements
  26 Penalty for using duplicate tickets View Judgements
  27 Penalty for obstructing inspecting officers View Judgements
  28 Penalty for entertainment which is prohibited or when authorization certificate thereof is revoked or suspended View Judgements
  29 Penalty for other offences View Judgements
  30 Enhanced penalty after previous conviction View Judgements
  31 Offence by companies View Judgements
  32 Cognizance of offence View Judgements
  33 Compounding of offence View Judgements
  title CHAPTER VII : MISCELLANEOUS View Judgements
  34 Bar on certain proceedings View Judgements
  35 Bar of jurisdiction of Civil Courts View Judgements
  36 Power to make rules View Judgements
  37 Power of Commissioner to issue directions View Judgements
  38 Power to amend Schedule View Judgements
  39 Repeal and Savings View Judgements
  40 Removal of difficulties View Judgements
  SCHEDULE I



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