Supreme Court: Benefit of Section 436A CrPC Extends Even to Accused Under PMLA  ||  Supreme Court: Can’t Order Confiscation of Vehicle Without Hearing its Registered Owner  ||  Allahabad High Court: Taunting a Person for Giving Less Dowry Not a Penal Offence  ||  All. HC: Collector Being Quasi-Judicial Authority Has No Statutory Power to Review/Recall Order  ||  All HC: High Court Appointing Arbitrator has Power to Extend Arbitrator's Mandate u/s 29A of A&C Act  ||  SC: Centre Recommended to Frame Comprehensive Sentencing Policy  ||  Supreme Court: Court Which Granted Bail Can Cancel it if Serious Allegations Made  ||  Supreme Court: SEZ Developers Must Apply for Recognition and be Scrutinized  ||  SC: Comments to be Made Within Public View to Punish Person for Casteist Insults Under SC/ ST Act  ||  P&H HC: Bail Petition Rejected of Travel Agent Accused of Defrauding a Man for Processing Visa    

AAR: Pharmaceutical Reference Standards is Not Diagnostic Reagent, Attracts 18% IGST - (22 Jan 2020)

GOODS AND SERVICES TAX

Authority on Advance Ruling, Karnataka has ruled that the Pharmaceutical Reference Standards (PRS) is not a diagnostic reagent and is not covered under Entry No. 80 of Schedule II of Integrated Goods and Services Tax Act, 2017 (IGST Act). The Authority clarified that PRS is covered under Entry no. 453 of Schedule III of IGST Act, attracting IGST at 18%.

Tags : AUTHORITY FOR ADVANCE RULING   PHARMACEUTICAL REFERENCE STANDARDS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved