Bill No. 12 of 1998

 

THE DELHI TAX ON LUXURIES (AMENDMENT) BILL, 1998  *

 

 

Be it enacted by the Legislative Assembly of the National Capital Territory of Delhi in the Forty-nineth Year of the Republic of India as follows :-

 

                                                                                                           

Short title, extent  1.         (1)            This act may be called the Delhi Tax on Luxuries commencement                     (Amendment) Act, 1998.

                                          (2)            It extends to the whole of the National Capital                                                             Territory of Delhi.

                                          (3)            It shall come into force on such date as the                                                                   Government may, by notification in the official        Gazette appoint.

 

Amendment of                     2.            In the Delhi Tax on Luxuries Act, 1996, (hereinafter Section 2                                  referred to as "the principal Act"), clause (e) of                                                    section 2 shall be omitted.

 

Amendment of             3.     Sub-section (4) of section 3 of the Principal Act shall Section 3                                  be omitted.

 

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*           I)            Introduced on                                    25-10-1996

ii)                  Passed on                                   

                                      iii)            Assented on                          

                                     iv)            Published in the                  

                                                 Gazette on