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

11. Assessment and penalty in case of evasion by registered persons.-

If on information or otherwise, the Commissioner is satisfied that any person registered under this Act has not paid the amount of tax due from him or a part thereof for any period, he may proceed against such person in the manner laid down in section 10.



Manipur (Sales of Motor Spirit and Lubricants) Taxation Act, 1962 Back




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