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


Section
Section Title
  INTRODUCTION
  1 Short title and commencement View Judgements
  2 Definition View Judgements
  3 Condition on fulfilment of which tax shall not be levied more than once View Judgements
  4 Manner of payment of tax, cash security or penalty View Judgements
  5 Exemption from payment of tax on entry into any local area of certain goods under certain circumstances View Judgements
  6 Tax not payable on goods brought into any local area for exhibition View Judgements
  7 Exemption from payment of tax on entry of goods into any local area as personal effects View Judgements
  8 Manner of demanding cash security View Judgements
  9 Refund View Judgements
  10 Manner of determination of tax payable by any person View Judgements
  11 Manner of imposition of penalty under section 13 View Judgements
  12 Procedure for making any search or seizure View Judgements
  13 Manner of imposing penalty under sub-section (3) of section 14 View Judgements
  14 Sale of seized goods by open auction View Judgements
  15 Recovery of unpaid tax, or penalty View Judgements
  16 Appeal View Judgements
  17 Stay of recovery of tax and penalty View Judgements
  18 Suo motu revision View Judgements
  19 Fee payable View Judgements
  20 Service of noticed View Judgements
  Form 1
  Form 2
  Form 3
  Form 4
  Form 5
  Form 6
  Form 7
  Form 8
  Form 9
  INTRODUCTION
  1 Short title and commencement View Judgements
  2 Definition View Judgements
  3 Condition on fulfilment of which tax shall not be levied more than once View Judgements
  4 Manner of payment of tax, cash security or penalty View Judgements
  5 Exemption from payment of tax on entry into any local area of certain goods under certain circumstances View Judgements
  6 Tax not payable on goods brought into any local area for exhibition View Judgements
  7 Exemption from payment of tax on entry of goods into any local area as personal effects View Judgements
  8 Manner of demanding cash security View Judgements
  9 Refund View Judgements
  10 Manner of determination of tax payable by any person View Judgements
  11 Manner of imposition of penalty under section 13 View Judgements
  12 Procedure for making any search or seizure View Judgements
  13 Manner of imposing penalty under sub-section (3) of section 14 View Judgements
  14 Sale of seized goods by open auction View Judgements
  15 Recovery of unpaid tax, or penalty View Judgements
  16 Appeal View Judgements
  17 Stay of recovery of tax and penalty View Judgements
  18 Suo motu revision View Judgements
  19 Fee payable View Judgements
  20 Service of noticed View Judgements
  Form 1
  Form 2
  Form 3
  Form 4
  Form 5
  Form 6
  Form 7
  Form 8
  Form 9



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