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Water (Prevention & Control of Pollution) Cess Act, 1977

[Act No. 36 of Year 1977]

Contents 

Sections

Particulars

1

Short title, extent, application and commencement

2

Definitions

3

Levy and collection of cess

4

Affixing of meters

5

Furnishing of returns

6

Assessment of cess

7

Rebate

8

Crediting proceeds of cess to Consolidated Fund of India and application thereof

9

Power of entry

10

Interest payable for delay in payment of cess

11

Penalty for non-payment of cess within the specified time

12

Recovery of amount due under the Act

13

Appeals

14

Penalty

15

Offences by companies

16

Power to amend Schedule I

17

Power to make rules 

Schedule

Schedule I

 

Schedule II

 

Foot Notes

An Act to provide for the levy and collection of a cess on water consumed by persons carrying on certain industries and by local authorities, with a view to augment the resources of the Central Board and the State Boards for the prevention and control of water pollution constituted under the Water (Prevention and Control of Pollution) Act, 1974

Be it enacted by Parliament in the Twenty-eighth Year of the Republic of India as follows: -



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