Articles

Subject: Indirect Taxation - Customs/Excise/Service Tax Results: 98

A Budget Of Hope For Revival Of Economic Growth Momentum

In the 2012-13 Budget while there were relaxations done by creating the negative list on one hand, the heat was generated on issues of tinkering wit  ...Read More

By: Dr. K. C. Ravi | 09/11/2013 | Indirect Taxation - Customs/Excise/Service Tax

A Comparative Study of Value Added Tax in Federal Constitution

Intergovernmental financial relationship is a vital and critical matter. It touches the very heart of modern federalism, as the way in which it funct  ...Read More

By: Mr. Himanshu Ranvah | 01/08/2004 | Indirect Taxation - Customs/Excise/Service Tax

A Near "perfect Composition" And A Great Balancing Act Under Trying Circumstances

At the designated hour, a familiar figure rose to present his eight union budget speech in the lower house of Parliament. As always there was great e  ...Read More

By: Dr. K. C. Ravi | 04/25/2013 | Indirect Taxation - Customs/Excise/Service Tax

A near “Perfect Composition” and a Great Balancing Act under Trying Circumstances

At the designated hour, a familiar figure rose to present his eight union budget speech in the lower house of Parliament. As always there was great e  ...Read More

By: Dr. K. C. Ravi | 05/06/2013 | Indirect Taxation - Customs/Excise/Service Tax

Amended Section 35F of C. Ex. Act, Some Judicial Interpretations and Some Circulars for Clarification – A Study

The issue of mandatory deposit of certain per cent of amount of dispute at the time of filing appeals before CCE(Appeals) and CESTAT was brought in t  ...Read More

By: Mr. Sagar Mal Pareek | 05/30/2016 | Indirect Taxation - Customs/Excise/Service Tax

An Image Makeover Budget

As the leapers in the country were getting ready to finally celebrate their birthday on the designated day after a long wait of four years, the Finan  ...Read More

By: Dr. K. C. Ravi | 04/05/2016 | Indirect Taxation - Customs/Excise/Service Tax

Anti-Counterfeiting Border Measures under Indian Customs Intellectual Property Rights (imported Goods) Enforcement Rules, 2007

Counterfeiting of goods is a global problem of enormous scale, impacting virtually every product sector and every country.  ...Read More

By: Anuj Kakkar | 08/05/2014 | Indirect Taxation - Customs/Excise/Service Tax

Audits Under Indirect Tax Laws – A Study

In this article the author has tried his best to discuss in details the various types of audits which are provided under Indirect taxation, which inc  ...Read More

By: Mr. Sagar Mal Pareek | 08/05/2014 | Indirect Taxation - Customs/Excise/Service Tax

Budget 2005-06- "Fringe Benefit Tax- A Critique

Budget 2005-06 has proposed for taxing fringe benefits which will have far reachng effects on tax liability of employers. The author, in this article  ...Read More

By: Dindayal Dhandaria* | 11/28/2008 | Indirect Taxation - Customs/Excise/Service Tax

Budget 2013: Changes Concerning Service Tax

Due to the change of scheme relating to taxation of services from ‘specified services approach’ to ‘comprehensive taxation approach’ by the Finance A  ...Read More

By: Mr. T. N. Pandey | 05/06/2013 | Indirect Taxation - Customs/Excise/Service Tax
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