Bombay HC: Can’t Entertain Application Increasing Valuation of Suit if Pecuniary Jurisdiction Lost  ||  Bom. HC: Information of Previous Bail Applications And Orders to Be Give in All Bail Applications  ||  Cal. HC: Clause in GCC Specifying App. of Officers For Arbitration Violative of S. 12(5) of A&C Act  ||  Cal HC: High Court Lacks Jurisd. When Application u/s 9A of A&C Act Filed Before Commercial Court  ||  All. HC: Jurisdiction of GST & Central Excise Supt. Limits to Matters Not Exceeding Rs. 10 Lakh  ||  Delhi High Court: Legal Database’s Subscription Can’t Be Considered as Transfer of Copyright  ||  Centre Notifies Date for Enforcement of Criminal Laws Replacing IPC, CrPC, Evidence Act  ||  Delhi High Court: Legal Database’s Subscription Can’t Be Considered as Transfer of Copyright  ||  Del HC: Incorrect to Deny Benefits to Construction Workers For Failing to Pay For Renewal of Regist.  ||  Mad. HC: Under NDPS Act, Conscious Possession With Physical Possession Essential Element For Offence    

CESTAT: No Service Tax on ‘Club or Association Service’ if Received Amount Wholly Transmitted - (23 Jan 2020)

SERVICE TAX

Customs Excise and Service Tax Appellate Tribunal (CESTAT), Mumbai has held that the department cannot levy Service Tax on amounts received by the Appellant for providing ‘club or association service’ and also on ‘convention service’ when it does not retain any amount.

Tags : CUSTOMS EXCISE AND SERVICE TAX APPELLATE TRIBUNAL   CLUB OR ASSOCIATION SERVICE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved