Del. HC: Mitsubishi Corporation Can’t Deduct TDS on The Amount Not Chargeable to Tax in India  ||  Delhi HC: Prospective Adoptive Parents Can't Demand Their Choice on Which Child to Adopt  ||  Supreme Court: Termination of Woman Nursing Officer on Grounds of Her Marriage is Unconstitutional  ||  Supreme Court: Accused Absolved of Charges Under IPC Can’t Be Charged Under UP Gangsters Act  ||  Supreme Court Quashes Judgement Released by Judge After Retirement  ||  Del. HC: Copy of Arbitration Award Must Be Given Only to The Parties And Not Their Agents/Advocates  ||  Delhi High Court: Contractual Clauses and Party’s Conduct Infer Seat of Arbitration  ||  Del HC: Party’s Agreement to Constitute Arb. Tribunal Precludes Them From Opposing Arbitrator’s App.  ||  Supreme Court: Definition of Forest Given By Godavarman Judgment Should Be Followed By States/UTs  ||  SC: Heightened Caution Must be Exercised By Police When Dispute Involves Unethical Transactions    

Amendment in notification No.25/2012-Service Tax, dated the 20th June, 2012- (Ministry of Finance ) (12 Jan 2017)

MANU/DSTX/0001/2017

Service Tax

In exercise of the powers conferred by sub-section (1) of section 93 of the Finance Act, 1994 (32 of 1994), the Central Government being satisfied that it is necessary in the public interest so to do, hereby makes the following further amendments in the notification of the Government of India in the Ministry of Finance (Department of Revenue) No.25/2012-Service Tax, dated the 20th June, 2012, published in the Gazette of India, Extraordinary, Part II, Section 3, Sub-section (i) vide number G.S.R. 467 (E), dated the 20th June, 2012, namely:-

In the said notification, in the opening paragraph,-

(i) in entry 29, for item (g), the following item shall be substituted, namely:-

"(g) business facilitator or a business correspondent to a banking company with respect to accounts in its rural area branch."

(ii) in entry 34, for the proviso, the following proviso shall be substituted with effect from 22nd day of January, 2017, namely,-

"Provided that the exemption shall not apply to -

(i) online information and database access or retrieval services received by persons specified in clause (a); or

(ii) services by way of transportation of goods by a vessel from a place outside India up to the customs station of clearance in India;".

Tags : NOTIFICATION   AMENDMENT   EXEMPTION   APPLICABILITY  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved