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    

#GST: Govt Notifies Reduced Rate of Fertilizers under CGST - (03 Jul 2017)

Govt has notified rates approved by GST Council on Fertilizers under CGST Act, UTGST Act and IGST Act. As per the notification, Mineral or chemical fertilisers are taxable at 5% rate.

Tags : GOODS AND SERVICES TAX (GST)   ONE-NATION_ONE-TAX  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved