AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Expenditure-Tax Act, 1987

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

(1) An appeal under sub-section (1) or sub-section (2) of section 23 of the Act to the Appellate Tribunal shall be made in Form No. 6 and shall be verified in the manner indicated therein.

(2) A memorandum of cross-objections under sub-section (4) of section 23 of the Act to the Appellate Tribunal shall be made in Form No. 7 and shall be verified in the manner indicated therein.]



Expenditure-Tax Act, 1987 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys