Orissa Entry Tax Act, 1999


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 : Levy of tax View Judgements
  3 Levy of tax View Judgements
  4 Reduction in tax liability View Judgements
  50 Registration of dealers View Judgements
  6 Exemption from tax View Judgements
  title CHAPTER III : Return, assessment, payment, recovery and collection of tax View Judgements
  7 Returns and assessment View Judgements
  8 Security deposit View Judgements
  9 Payment of tax for entry of goods escaping assessment View Judgements
  10 Payment of tax in advance View Judgements
  11 Payment and recovery of tax View Judgements
  12 Recovery of tax from certain other persons View Judgements
  13 Liability of firm View Judgements
  14 Tax payable on transfer of business, etc View Judgements
  title CHAPTER IV : Tax authorities View Judgements
  15 Tax authorities View Judgements
  16 Appeals View Judgements
  17 Appeal to the Tribunal View Judgements
  18 Revision by the Commissioner of orders prejudicial to revenue View Judgements
  19 Appeal to High Court View Judgements
  20 Rectification of mistakes View Judgements
  title CHAPTER V : Miscellaneous View Judgements
  21 Maintenance of accounts by dealers and issue of sale bills or cash memorandum View Judgements
  22 Powers to order production of accounts and powers of entry, inspection and seizure View Judgements
  23 Recognition of sales tax check-gate or barriers for the purpose of this Act View Judgements
  24 Transport of goods by road through the State and issue of transit pass View Judgements
  25 Penalties for contravention of provisions of sections 23 and 24 View Judgements
  26 Manufacturer to collect and pay tax View Judgements
  27 Forwarding agency, etc., to submit returns View Judgements
  28 Submission of certain records by owners View Judgements
  29 Offences and penalties View Judgements
  30 Cognizance of offences View Judgements
  31 Composition of offences View Judgements
  32 Offences by companies View Judgements
  33 Bar of certain proceedings View Judgements
  34 Burden of proof View Judgements
  35 Refund of tax in certain cases View Judgements
  36 Refund of tax in certain cases View Judgements
  37 Power to make rules View Judgements
  38 Servants and officers to be public servants View Judgements
  39 Notifications to be laid before the Assembly View Judgements
  40 Power to remove difficulties View Judgements
  41 Repeal and savings View Judgements
  SCHEDULE I



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