All HC: Can’t Invoke Penalty Proceedings u/s 129 of UPGST Act, 2017 For Search And Seizure Of Godown  ||  All. HC: Businessman Doing Business Activities Within Slum Can’t Be Called a Slum Dweller  ||  SC: No Charity Being Done By State For Paying Compensation to Person Whose Land Was Acquired  ||  Gauhati HC: Can’t Shift Burden of Proof on Accused if Multiple Witnesses of Crime Present  ||  SC: Contempt Notice Issued Against Patanjali For Continued Publishing of Misleading Advertisements  ||  SC: Registry Can’t Decide Whether or Not Review Petiton Merits Relook Through Curative Petiton  ||  Bom. HC: Imprisonment Exceeding Twelve Months Can’t Be Given For Default in Payment of Maintenance  ||  Cal. HC: Cannot Differentiate Between Contractual and Permanent Employees For Maternity Leave  ||  Supreme Court: Entering Into Sale Agreement With Minor is Void and Unenforceable  ||  SC: Information Disclosing Cognizable Offence to Be Recorded as FIR & Not in General Diary    

CESTAT: Service Provider Not Liable to Pay Service Tax on Commission Paid to Overseas Agent - (17 Aug 2021)

SERVICE TAX

Customs, Excise and Service Tax Appellate Tribunal (CESTAT), Chennai has held that the service provider engaged Textile Processing is not liable to pay Service Tax on commission paid to overseas commission agent under Reverse Charge Mechanism for the period in dispute starting from 18.04.2006 to 30.11.2007.

Tags : CUSTOMS   EXCISE AND SERVICE TAX APPELLATE TRIBUNAL   SERVICE TAX ON COMMISSION PAID TO OVERSEAS AGENT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved