Section 10   [ View Judgements ]

INTEREST PAYABLE FOR DELAY IN PAYMENT OF CESS


If any person carrying on any industry or any local authority fail to pay any amount of cess payable under section 3-to the

State Government within the date specified in the order of assessment made under section 6-, such person or local authority,

as the case may be, shall be liable to pay10[interest on the amount to be paid at the rate of two percent, for every month or

part of a month comprised in the period from the date on which such payment is due till such amount is actually paid.]

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