for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 5   [ View Judgements ]

Recovery of Educational Cess


The Educational Cess payable under Section 3 shall be levied, assessed and recovered along with the Excise duties and other levies which are levied on foreign liquor and beer by the State Government under the provisions of the Sikkim Excise Act, 1992.

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