Section 3   [ View Judgements ]

Penalty for collection of additional tax by dealer


If any dealer collects any amount by way of additional tax or purporting to be by way of additional tax, in contravention of the provisions of sub-section (2) of section 2, the assessing authority concerned may, after, giving such dealer a reasonable opportunity of being heard, by order in writing impose upon him by way of penalty, a sum not exceeding one and a half times of such amount ;

Provided that no proceedings under this section shall be commenced after a period of five years from the expiry of the year in which the amount has been collected ;

Provided further that no prosecution for an offence under sub-section (3) of section 2 shall be instituted in respect of the same facts on which penalty has been imposed under this section.

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