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Expenditure-Tax Act, 1987

[Act No. 35 of Year 1987]

Contents

Sections

Particulars

1

Short title, extent and commencement

2

Definitions

3

Application of the Act

4

Charge of expenditure-tax

5

Meaning of chargeable expenditure

6

Tax authorities

7

Collection and recovery of expenditure-tax

8

Person responsible for collecting tax to furnish prescribed return

9

Assessment

10

Best judgment assessment

11

Chargeable expenditure escaping assessment

12

Rectification of mistake

13

Time limit for completion of assessment and reassessment

14

Interest on delayed payment of expenditure-tax

15

Penalty for failure to collect or pay expenditure-tax

16

Penalty for failure to furnish prescribed return

17

Penalty for concealment of chargeable expenditure

18

Penalty for failure to comply with notice

19

Penalty not to be imposed in certain cases

20

Notice of demand

21

Revision of orders by the Commissioner

22

Appeals to the Commissioner(Appeals)

23

Appeals to Appellate Tribunals30

24

Application of provisions of Income-tax Act

25

Willful attempt to evade tax, etc.

26

Failure to furnish prescribed returns

27

False statement in verification, etc.

28

Abetment of false return, etc.

29

Certain offences to be non-cognizable

30

Institution of proceedings and composition of offences

31

Power to make rules

Expenditure-Tax Rules, 19871

1

Short title and commencement

2

Definitions

3

Determination of room charges in the case of composite charge

4

Expenditure incurred in Indian currency deemed to have been incurred in foreign exchange

5

Return of aggregate of the payments received in respect of chargeable expenditure under section 8

6

Notice of demand

7

Form of appeal to the Commissioner (Appeals)

8

Form of appeal and memorandum of cross-objections to Appellate Tribunal

 Appendix

Form No. 1

 

Form No. 2

 

Form No. 3

 

Form No. 4

 

Form No. 5

 

Form No. 6

 

Form No. 7

An Act to provide for the levy of a tax on expenditure incurred in certain hotels 1[or restaurants and for matters connected therewith or incidental thereto]

Comment: The Act seeks to levy a tax on the expenditure icnuured in specified hotels or restaurants and connected matters

Be it enacted by Parliament in the Thirty-eighth year of the Republic of India as follows: -



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