Orissa Entry Tax Rules, 1999


Section
Section Title
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 Rate of Tax View Judgements
  4 Application for registration View Judgements
  5 Assignment of registration numbers and marks View Judgements
  6 Renewal of Registration View Judgements
  7 Validity of Registration View Judgements
  88 Cancellation of Registration View Judgements
  9 Security View Judgements
  10 Payment of Tax View Judgements
  11 Returns View Judgements
  12 Consolidated returns View Judgements
  13 Incomplete returns View Judgements
  14 Revised returns View Judgements
  15 Assessment View Judgements
  16 Demand Notice View Judgements
  17 Deduction, Exemption and Assessment of Tax View Judgements
  18 Set off of Entry Tax against Sales Tax View Judgements
  19 Set off of Entry Tax View Judgements
  20 Remission of penalty View Judgements
  21 Recovery from other person View Judgements
  22 Appellate Authority View Judgements
  23 Procedure View Judgements
  24 Appeal before the High Court View Judgements
  25 Filing of Appeal View Judgements
  26 Search, seizure, inspections and confiscation View Judgements
  27 Statement from agents View Judgements
  28 Compounding of offences View Judgements
  29 Powers and functions of Commissioner View Judgements
  30 Refund View Judgements
  31 Fees View Judgements
  32 Service of notice View Judgements
  33 Option for specified amount of tax View Judgements
  34 Implementation View Judgements



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