Orissa Entertainment Tax Rules, 2006


Section
Section Title
  INTRODUCTION
  title CHAPTER I View Judgements
  1 Short title and commencement View Judgements
  title CHAPTER II View Judgements
  2 Definitions View Judgements
  title CHAPTER III View Judgements
  3 Levy and collection of tax View Judgements
  4 Payment of Tax View Judgements
  5 Purchase and issue of stamps View Judgements
  6 Refund of value of unused stamps and renewal of damaged and spoiled stamps View Judgements
  7 Account of stamps purchased and issued View Judgements
  8 Verification of balance of stamps in hand View Judgements
  9 Exemption from payment of Tax View Judgements
  10 Cancellation of exemption View Judgements
  11 Submission of information before holding an entertainment View Judgements
  12 Permission to be obtained to operate cable television net work View Judgements
  13 Deposit of security View Judgements
  14 Amount of security View Judgements
  15 Deduction of Tax from Security and forfeiture of security View Judgements
  16 Refund of security View Judgements
  17 Form of tickets View Judgements
  18 Payment of tax in cases where admission is controlled by mechanical contrivance View Judgements
  19 Issue of tickets View Judgements
  20 Retention of tickets View Judgements
  21 Production of tickets View Judgements
  22 Restriction on use of plural tickets View Judgements
  23 Season tickets View Judgements
  24 Attestation of tickets View Judgements
  25 Sale of tickets View Judgements
  26 Issue of Admission Fee and Tax Collection Authorisation Certificate View Judgements
  title CHAPTER IV View Judgements
  27 Return for payment of tax View Judgements
  28 Books of accounts View Judgements
  29 Maintenance of Register of Ticket Books View Judgements
  30 Maintenance of Show Register View Judgements
  title CHAPTER V View Judgements
  31 Assessment View Judgements
  32 Refund of tax deposited in excess View Judgements
  33 Appeals View Judgements
  34 Service of notice, etc View Judgements
  35 Inspecting officer to discharge the duties without making any payment for admission and seizure of records, books, etc View Judgements
  36 Recovery of tax as arrears of land revenue View Judgements



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