West Bengal Sales Tax (Settlement of Dispute) Act, 1999


Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Designated authority View Judgements
  4 Eligibility for settlement View Judgements
  5 Application by the applicant View Judgements
  6 Determination of amount payable by the applicant View Judgements
  7 Rate applicable in determining the amount payable View Judgements
  8 Settlement of dispute and issue of certificate of settlement View Judgements
  9 Bar on reopening of settled cases View Judgements
  10 Withdrawal of appeal and revision View Judgements
  11 Appellate and revisional authority not to proceed in certain cases View Judgements
  12 Revocation of certificate of settlement View Judgements
  13 Information to be sent to the authorities under the relevant Act View Judgements
  14 No refund of amount paid under the Act View Judgements
  16 Power of the State Government to make rules View Judgements
  16 Power to remove difficulties View Judgements
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Designated authority View Judgements
  4 Eligibility for settlement View Judgements
  5 Application by the applicant View Judgements
  6 Determination of amount payable by the applicant View Judgements
  7 Rate applicable in determining the amount payable View Judgements
  8 Settlement of dispute and issue of certificate of settlement View Judgements
  9 Bar on reopening of settled cases View Judgements
  10 Withdrawal of appeal and revision View Judgements
  11 Appellate and revisional authority not to proceed in certain cases View Judgements
  12 Revocation of certificate of settlement View Judgements
  13 Information to be sent to the authorities under the relevant Act View Judgements
  14 No refund of amount paid under the Act View Judgements
  16 Power of the State Government to make rules View Judgements
  16 Power to remove difficulties View Judgements



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