West Bengal State Tax on Consumption Or Use of Goods Act, 2001


Section
Section Title
  INTRODUCTION
  1 Short title extent and commencement View Judgements
  21B Definitions View Judgements
  3 Taxing authorities View Judgements
  4 Incidence of tax View Judgements
  5 Tax not to be levied more than once View Judgements
  6 Payment of tax View Judgements
  7 Government not to pay tax View Judgements
  8 Exemption from payment of tax View Judgements
  9 Security to be furnished in certain cases View Judgements
  10 Refund of security View Judgements
  11 Adjustment of security View Judgements
  12 Determination of tax payable View Judgements
  13 Penalties View Judgements
  14 Search, seizure and penalty View Judgements
  15 Recovery of tax or penalty View Judgements
  16 Appeal View Judgements
  17 Stay of recovery of tax or penalty due View Judgements
  18 Suo motu revision View Judgements
  19 Power to amend Schedule View Judgements
  20 Power to make Rules View Judgements
  21 Power to remove difficulties View Judgements
  SCHEDULE
  INTRODUCTION
  1 Short title extent and commencement View Judgements
  21B Definitions View Judgements
  3 Taxing authorities View Judgements
  4 Incidence of tax View Judgements
  5 Tax not to be levied more than once View Judgements
  6 Payment of tax View Judgements
  7 Government not to pay tax View Judgements
  8 Exemption from payment of tax View Judgements
  9 Security to be furnished in certain cases View Judgements
  10 Refund of security View Judgements
  11 Adjustment of security View Judgements
  12 Determination of tax payable View Judgements
  13 Penalties View Judgements
  14 Search, seizure and penalty View Judgements
  15 Recovery of tax or penalty View Judgements
  16 Appeal View Judgements
  17 Stay of recovery of tax or penalty due View Judgements
  18 Suo motu revision View Judgements
  19 Power to amend Schedule View Judgements
  20 Power to make Rules View Judgements
  21 Power to remove difficulties View Judgements
  SCHEDULE



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