BCI to Del. HC: Foreign Lawyers and Firms Entering India Will Also be Helpful for Indian Lawyers  ||  Mad. HC: In MTP Cases, SP or DCP to be Personally Responsible if Identity of Minor Gets Leaked  ||  NCLT: Insolvency Plea by BCCI against Byju’s Admitted  ||  SC: Imprisonment Till Rising of Court is a Very Lenient Punishment for Offence of Bigamy  ||  Karnataka HC: Aim of Preventive Detention is to Ensure Peace in Society  ||  Ker. HC: Second Opinion to Determine Authenticity of Disability Certificate Can be Sought by MACT  ||  Bombay High Court: 18-Year Old Who Mowed Down Woman from his Bike, Released  ||  Supreme Court: There Should be Proactive Participation of Trial Court in Trials  ||  SC Strikes Down Resolution Merging One Community in Backward Class to another Community of SC List  ||  Tel. HC: Wife of Man in Vegetative State Appointed as Legal Guardian of His Property    

GST Not to be Deducted from Salary of Employees Sponsored by UPNL: Uttarakhand HC - (16 Nov 2018)

Uttarakhand High Court has directed State Government to not to deduct GST or service tax from salary of the employees sponsored by the Uttarakhand Purv Sainik Kalyan Nigam Ltd. (UPNL).

Tags : UTTARAKHAND HIGH COURT   GST  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved