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The Central Goods and Services Tax Act, 2017

41. Claim of input tax credit and provisional acceptance thereof.-

(1) Every registered person shall, subject to such conditions and restrictions as may be prescribed, be entitled to take the credit of eligible input tax, as self-assessed, in his return and such amount shall be credited on a provisional basis to his electronic credit ledger.

(2) The credit referred to in sub-section (1) shall be utilised only for payment of self-assessed output tax as per the return referred to in the said sub-section.



Central Goods and Services Tax Act, 2017 Back




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