Bom. HC: Maharashtra Govt Criticized for Exhibiting Mindset to Curtail Liberty of Undertrials  ||  Ori. HC: Stay of Execution Proceedings Under Arbitration Act Governed by Provisions of CPC  ||  SC: Intricate Enquiry Whether Claims are Time Barred Must Not be Conducted by Referral Courts  ||  Mad. HC: Proposed Changes in Criminal Laws Could have been Brought Through Amendments  ||  Bom. HC: Govt’s Decision to Exempt Pvt. Schools From 25% RTE Quota 'Unconstitutional'  ||  Ker. HC: To Proceed Against an Offence Committed Partly in India, Sanction of Centre Not Required  ||  Del. HC: Court to Take up Matter Referred to Arbitral Tribunal if Urgency Occurs  ||  Guj. HC: Asking Unknown Woman her Name, Address Doesn’t Constitute Sexual Harassment  ||  SC: In Cases of Long Incarceration, Watali Judgement Cannot be Cited as a Precedent  ||  Kerala HC: BNSS to be Applicable in all Criminal Appeals after 1st July, 2024    

Circular No. 187/6/2015-Service Tax - (Ministry of Finance ) (16 Nov 2015)

Speedy disbursal of pending refund claims of exporters of services

Service Tax

The Central Board of Excise and Customs released a Circular outlining its scheme to fast track sanction of refunds of accumulated CENVAT credit to exporters of services. The scheme is applicable to service tax registrants eligible to claim refund under Rule 5 of the CENVAT Credit Rules, 2004 filed on or before 31.3.2015. The scheme purports provisional payment of 80 per cent of the amount claimed as refund to the claimant within five days of receipt of documents.

Tags : CENVAT CREDIT   FAST TRACK   REFUND  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved