Tel. HC: Wife of Man in Vegetative State Appointed as Legal Guardian of His Property  ||  SC: After Suit for Possession, Subsequent Suit for Arrears of Rent Maintainable  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Karnataka HC: State Directed to Sensitise Police Officers to Register FIR Under BNS and Not IPC  ||  Del. HC: Loans and Advances by NOIDA are Not Commercial Activities, Hence Eligible for Exemption  ||  Del. HC: Transfer Pricing Officer Doesn’t Have Jurisdiction to Question Commercial Expediency  ||  Delhi High Court: In Employment, Disputes Relating to Lock-In Periods are Arbitrable  ||  Del HC: Sufficient Service on Part of GST Dept. if Notices Uploaded Under Heading Additional Notices  ||  Del HC: Invoices Having Arbi. Clauses that Show Mutual Acceptance Can be Inferred as Arbi. Agreement    

Allahabad High Court Says Levy of Service Tax on Rented Property is Constitutional' - (08 Jun 2017)

Allahabad High Court has upheld constitutional validity of provisions of Finance Act, 1994 imposing Service Tax on rented immovable property.

Tags : ALLAHABAD HIGH COURT   SERVICE TAX  

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