Del. HC: Detailed Reasons Not to be Given by Arbitrator When Granting Request to Summon Witnesses  ||  Del. HC: Detailed Reasons Not to be Given by Arbitrator When Granting Request to Summon Witnesses  ||  SC: Before Decision of Arrest, Materials Exonerating Accused Must also be Considered  ||  HP HC: No Requirement of Practicing for 7 Years for Appointment as District Judge  ||  SC: For Smooth Functioning of CIC, Commissioner has Power to Form Benches & Frame Regulations  ||  SC: BMW Directed to Pay Rs. 50 Lakhs as Compensation for Supply of Defective Car  ||  SC: Before Initiating Trap Proceedings against Public Servants, Demand of Bribery to be Verified  ||  Supreme Court: Cannot Include Confession Made before Police in Charge Sheet  ||  Kerala High Court: Imposition of Unaffordable Cost is Akin to Denial of Relief  ||  SC: People Can’t be Asked to Prove Citizenship on Mere Suspicion Without Sharing Material    

Failure to Fill Part-B of E-way Bill Would Attract Penalty: Madhya Pradesh HC - (13 Jul 2018)

Madhya Pradesh High Court, while upholding a penalty order passed by the GST department, has held that filing Part-B of the E-Way Bill is a mandatory requirement and failure to do the same would attract penalty under Central Goods and Services Tax Act, 2017.

Tags : MADHYA PRADESH HC   GST  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved