Cal HC: Death to be Presumed of Employee Untraceable for 7 Years, Heirs Entitled to Terminal Benefit  ||  Bom. HC: One-Week Bail Granted to Life Convict to Appear in Entrance Test  ||  Delhi High Court: Victim Cannot Seek Right to be Impleaded in Criminal Revision  ||  All. HC: Extension of Limitation Under A&C Act Can’t be Sought if Party Aware of Contents of Award  ||  Delhi High Court: Material on Which Prosecution Bases its Case Cannot be Disclosed in Parts  ||  Del. HC: Requisite Documents Forming Basis of Show Cause Notice Must be Provided to the Party  ||  Delhi HC: Sensitization of Trial Court Judges Required in Pronouncing Judgements on Conviction  ||  Uttarakhand High Court’s Order for its Relocation Outside Nainital, Stayed by Supreme Court  ||  Suo Motu Cognizance Taken by Gujarat High Court of Fire Accident at TRP Gaming Zone in Rajkot  ||  Ker. HC: Can’t Recall Child Witness to Fill Up Lacuna and Omission in Evidence of Accused    

Amendment in Notification No. 62/2019-Central Tax, dated the 26th November, 2019- (Ministry of Finance ) (01 Jan 2020)

MANU/CGST/0003/2020

Indirect Taxation

In exercise of the powers conferred by section 148 of the Central Goods and Services Tax Act, 2017 (12 of 2017), the Government, on the recommendations of the Council, hereby makes the following amendments in the notification of the Government of India in the Ministry of Finance, Department of Revenue No. 62/2019-Central Tax, dated the 26th November, 2019, published in the Gazette of India, Extraordinary, Part II, Section 3, Sub-section (i) vide number G.S.R. 879(E), dated the 26th November, 2019, namely:-

In the said notification,-

(i) in paragraph 2, in clause (iii), for the figures, letters and words "30th day of October, 2019" and "31st day of October", the figures, letters and words "31st day of December, 2019" and "1st day of January, 2020" shall respectively be substituted;

(ii) in paragraph 3, for the figures, letters and words "31st day of October, 2019", the figures, letters and words "1st day of January, 2020" shall be substituted.

Tags : AMENDMENT   NOTIFICATION   WORDS   SUBSTITUTION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved