West Bengal Motor Vehicles Tax Act, 1979


Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Imposition of tax View Judgements
  4 Tax to be paid for the whole year in advance View Judgements
  5 Declaration by person keeping a motor vehicle for use View Judgements
  5A Special provision regarding contract carriage View Judgements
  6 Payment of additional tax View Judgements
  7 Receipt of tax View Judgements
  8 Token to be exhibited on motor vehicles View Judgements
  9 Appeal View Judgements
  10 Liability to pay tax by the transferee or the person in possession of a vehicle View Judgements
  11 Liability to pay penalty for non-payment of tax in time View Judgements
  11A Power to specify [1] ***** rate of penalty in certain cases View Judgements
  12 Permits to be invalid in case of non-payment of tax [1] [in time] View Judgements
  13 Manner of claiming refund or remission View Judgements
  14 Recovery of tax penalty or fine as arrear of land revenue View Judgements
  15 Change of address to be reported View Judgements
  16 Search and seizure View Judgements
  16A Disposal of commodities View Judgements
  16B Release of motor vehicle seized under the Act View Judgements
  17 Restriction on use of motor vehicle in certain cases View Judgements
  18 Penalties View Judgements
  19 Trial of offences View Judgements
  20 Power to make rules View Judgements
  21 Exemption View Judgements
  22 Contribution payable to the Corporation of [1] [Kolkata] View Judgements
  23 Repeal and savings View Judgements
  SCHEDULE I
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Imposition of tax View Judgements
  4 Tax to be paid for the whole year in advance View Judgements
  5 Declaration by person keeping a motor vehicle for use View Judgements
  5A Special provision regarding contract carriage View Judgements
  6 Payment of additional tax View Judgements
  7 Receipt of tax View Judgements
  8 Token to be exhibited on motor vehicles View Judgements
  9 Appeal View Judgements
  10 Liability to pay tax by the transferee or the person in possession of a vehicle View Judgements
  11 Liability to pay penalty for non-payment of tax in time View Judgements
  11A Power to specify [1] ***** rate of penalty in certain cases View Judgements
  12 Permits to be invalid in case of non-payment of tax [1] [in time] View Judgements
  13 Manner of claiming refund or remission View Judgements
  14 Recovery of tax penalty or fine as arrear of land revenue View Judgements
  15 Change of address to be reported View Judgements
  16 Search and seizure View Judgements
  16A Disposal of commodities View Judgements
  16B Release of motor vehicle seized under the Act View Judgements
  17 Restriction on use of motor vehicle in certain cases View Judgements
  18 Penalties View Judgements
  19 Trial of offences View Judgements
  20 Power to make rules View Judgements
  21 Exemption View Judgements
  22 Contribution payable to the Corporation of [1] [Kolkata] View Judgements
  23 Repeal and savings View Judgements
  SCHEDULE I



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