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Foreign Trade Policy Analysis - 2015-2020

Foreign Trade Policy 2015-20 An Analysis of FTP Proposals Economic Laws Practice Page | 0 Foreign Trade Policy 2015-20 AN ANALYSIS OF FOREIGN TRADE POLICY Foreign Trade Policy 2015-20 An Analys....

Author: Economics Law Practise   |  Subject: Civil |  (Alerts, Press Releases, Insights)

Model GST Law - An Analyses

An Analysis Model GST Law 0 | Page Economic Laws Practice Model GST Law AN ANALYSIS Model GST Law An Analysis Economic Laws Practice Page | 1 CONTENTS Preface ...................................

Author: Economics Law Practise   |  Subject: Goods and Services Tax |  (Alerts, Press Releases, Insights)

Clarification on Service by Government or Local Authority

Page 1 of 4 Clarification on Services by Government or Local Authority Tax Alert April 15, 2016 INTRODUCTION With the announcement of the Budget 2016-17, the Department of Revenue, Ministry of Fi....

Author: Economics Law Practise   |  Subject: Indirect Taxation - Customs/Excise/Service Tax |  (Alerts, Press Releases, Insights)

Levy of Krishi Kalyan Cess

Page 1 of 4 Levy of Krishi Kalyan Cess Tax Alert June 01, 2016 INTRODUCTION The Central Government has imposed Krishi Kalyan Cess (œKKC), vide Section 161 of the Finance Act, 2016 with effect fro....

Author: Economics Law Practise   |  Subject: Indirect Taxation - Customs/Excise/Service Tax |  (Alerts, Press Releases, Insights)

GST Insight

Economic Laws Practice M u m b a i | N e w D e l h i | A h m e d a b a d | P u n e | B e n g a l u r u | C h e n n a i The upcoming winter session of the parliament will see the Government table th....

Author: Economics Law Practise   |  Subject: Goods and Services Tax |  (Alerts, Press Releases, Insights)

Indian Judiciary Continues its Support to International Arbitration

Page 1 of 2 Indian judiciary continues its support to international arbitration Litigation & Dispute Resolution Alert October 14, 2016 SNAPSHOT The High Court of Delhi, in the case of Raffles D....

Author: Economics Law Practise   |  Subject: Arbitration |  (Alerts, Press Releases, Insights)

Supreme Court: On Fixation of Handling Charges, When Actual Cost Ascertainable, for the Purposes of Addition of Costs to the Assessable Value of Imported Goods

Supreme Court: On fixation of handling charges, when actual cost ascertainable, for the purposes of addition of costs to the assessable value of imported goods Tax Alert April 27, 2015 Wipro Limi....

Author: Economics Law Practise   |  Subject: Indirect Taxation - Customs/Excise/Service Tax |  (Alerts, Press Releases, Insights)

Repayment/Refinancing of Rupee Loans using Foreign Currency Borrowings to Long Term Export Advances

Repayment/Refinancing of Rupee Loans using Foreign Currency Borrowings or Long Term Export Advances RBI Alert April 7, 2015 Dear Reader, 1. By way of a circular dated April 6, 2015 (œCircular),....

Author: Economics Law Practise   |  Subject: Banking |  (Alerts, Press Releases, Insights)

Larger Bench: Service Tax is Leviable on Service Element in Composite Contracts Even Prior to June 01, 2007

Page 1 of 3 Larger Bench: Service tax is leviable on service element in composite contracts even prior to June 01, 2007 Tax Alert April 10, 2015 Larsen and Toubro Limited & Others vs. CST, Delhi ....

Author: Economics Law Practise   |  Subject: Goods and Services Tax |  (Alerts, Press Releases, Insights)

Supreme Court: Duty Cannot be Demanded under Section 124 and Section 125 of Customs Act, 1962, When Option to Re-deem is not Exercised by the Assessee

Page 1 of 2 Supreme Court: Duty cannot be demanded under Section 124 and Section 125 of Customs Act, 1962, when option to re-deem is not exercised by the assessee Tax Alert April 17, 2015 Fortis....

Author: Economics Law Practise   |  Subject: Indirect Taxation - Customs/Excise/Service Tax |  (Alerts, Press Releases, Insights)
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