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Bihar

1. Application Form for New Registration of Electors
2. Application for Objecting Inclusion or Seeking Deletion of Name in the Electoral Roll
3. Application for Inclusion of Name in Electoral Roll
4. Application for Registration-VAT, Form A1
5. Certificate of Registration-VAT, Form C1
6. Application for Cancellation of Certificate of Registration
7. Application for grant of Certificate for non-deduction of Tax Form Bills of a Supplier
8. Application for grant of Tax Clearance Certificate
9. Application for Refund of Amount Forfeited
10. Form of Trading and Profit & Loss Account under Section 52 of the Bihar Value Added Tax Act, 2005 for dealers paying tax under Section 15
11. Application for Revision
12. Application for Refund under section 68
13. Application for Provisional Refund
14. Application for Enrolment as Sales Tax Practitioner
15. Intimation under section 15
16. Application for Deferment
17. Application for Refund of Advance Deduction of Tax
18. Security Bond
19. Indemnity Bond
20. Certificate of Registration
21. Certificate of Tax Deducted at Source
22. Form of Detailed Flow of Goods under section 52 of the Bihar Value Added Tax Act, 2005
23. Tax Clearance Certificate
24. Form of Audited Balance Sheet under section 52 of the Bihar Value Added Tax Act, 2005 for dealers who are not companies incorporated under the Companies Act, 1956
25. Authorisation for Appearance before Taxing Authority
26. Form of Audited Balance Sheet under section 52 of the Bihar Value Added Tax Act, 2005 for dealers who are companies incorporated under the Companies Act, 1956
27. Challan under the Bihar Value Added Tax Ordinance, 2005
28. Declaration stating name of the manager of business
29. Form for Declaration of Opening Stock
30. Form of Declaration
31. Form of Declaration to be issued by Transferor
32. Form of Declaration by to be issued by Transferee
33. Challan Form
34. Form of Declaration
35. Form of Declaration for intra-state movement of goods
36. Form of Declaration for bringing Goods from outside the State
37. Form of Declarationfor transporting goods from within the State to any place outside the State
38. Form of Declaration to be filed by a Registered Dealer along with Form RT-I
39. Notice under sub-section (1) of section 24 of the Bihar Value Added Tax Act, 2005
40. Notice under sub-section (2) of section 25 of the Bihar Value Added Tax Act, 2005
41. Notice under section 26 of the Bihar Value Added Tax Act, 2005
42. Notice of hearing under section 31 of the Bihar Value Added Tax Act, 2005
43. Notice of hearing under section 32 of the Bihar Value Added Tax Act, 2005
44. Notice of Hearing under Section 33 of the Bihar Value Added Tax Act, 2005
45. Notice of Hearing under Section 25 and Section 39 of the Bihar Value Added Tax Act, 2005
46. Notice of Hearing under Section 43 of the Bihar Value Added Tax Act, 2005
47. Notice of Forfeiture under Section 44 of the Bihar Value Added Tax Act, 2005
48. Notice of Demand under Section 47 of the Bihar Value Added Tax Act, 2005
49. Notice under Section 57(2) of the Bihar Value Added Tax Act, 2005
50. Notice in the course of survey under section 58(2) of the Bihar Value Added Tax Act, 2005

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