Bill No. 13 of 1997 *

          THE DELHI SALES TAX (AMENDMENT) BILL, 1997 **

 

further to amend the Delhi Sales Tax Act, 1975

 

Be it enacted by the Legislative Assembly of National Capital Territory of Delhi in the 48th year of the Republic of India as follows:-

 

Short Title and                        1.   (1)  This Act may be called the Delhi Sales Tax Commencement                     (Amendment) Act, 1997.

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

 

Amendment of                        2.         In the Delhi Sales Tax Act, 1975 (Central Act No. 43 long title                               of 1975) (herein after referred to as te principal Act),                                              in the long title, for the words “Union Territory”, the                            words “National Capital Territory” shall be                                                             substituted.

 

Amendment of                          3.       In section 1 of the principal Act, in sub Section 1                                         section (2),  for the words “Union Territory”,                                                                       the words “National Capital Territory” shall                                                                              be substituted.

 

Amendment of                        4.         In section 2 of the principal Act-

Section 2                                 (1)        for clause (a), the following clause shall be                                                                substituted, namely :-

           

                                                “Lieutenant Governor” means the Administrator of                                                            the National Capital Territory of Delhi appointed by                                                            the President under article 239 of the constitution.”

 

(2)     In clause (f), for the words “Union Territory”, the words “National Capital Territory” shall be substituted.

 


 

*          Bill No. 11 & 12 of 1997 viz. The Delhi Health Protection Bill 1997 and Delhi Quackery Prohibition Bill 1997 were introduced on 28-8-97 and referred to Select Committee. The Bills lapsed due to the dissolution of the First Assembly on expiry of its term.

**        I)         Introduced on                                     2-9-1997

            ii)         Passed on                                3-9-1997

            iii)        Assented to on                                   21-1-1998

iv)                Published in the

Gazette on                               28-01-1998

 

 

 

Amendment of                        5.         In section 3 of the principal Act, in sub-section (7), in

Section 3                                             the proviso, for the word “Administrator”, the words                                                          “Lieutenant Governor” shall be substituted.

 

Amendment of                        6.         In section 4 of the principal Act;

Section 4                                              (1)       In sub-section (1),-

                                               

                                                (i)         in clause (b), for the words “Central                                                                          Government”, the words “Lieutenant                                                                                   Governor” shall be substituted.

                                                (ii)        in clause (d),-

                                                           

                                                       (a) in the first proviso, for the words “Provided                                                                         that the Administrator may with the previous                                                           approval of the Central Government and”,                                                               the words “Provided that the Lieutenant                                                                       Governor” shall be substituted.

                                                      (b)  in the third proviso, for the words “the                                                                     Administrator is of the opinion that it is                                                                    expedient in the interest of general public so                                                                to do, he may, with the previous approval of                                                                  the Central Govt. and”, the words “if the                                                                  Lieutenant Governor is of the opinion that it                                                                        is expedient in the interest of the general                                                                 public so to do, he may”, shall be substituted.

                                         (2)   In sub-section (2), in sub-clause (i) of clause (a), for                                                             the word “Administrator”, the words “Lieutenant                                                   Governor” shall be substituted.

           

Amendment of                        7.         In section 5 of the Principal Act, for the word 

Section 5                                 “Administrator” wherever it occurs, the words                                                        “Lieutenant Governor” shall be substituted.

 

Amendment of                        8.         In Section 7 of the Principal Act, in sub-section (2) Section 7                                  for the words “The Administrator may, with the                                                       previous approval of the Central Government and”,                                                   the words, “The Lieutenant Governor may” shall be                                                         substituted.

 

Amendment of                        9.         In Section 9 of the Principal Act, in sub-section (1) Section 9                                  and (2), for the word “Administrator”, wherever it                                                   occurs, the words “Lieutenant Governor” shall be                                                         substituted.

 

Amendment of                        10.       In section 13 of the Principal Act. -

Section 13                  

                                           (1) In sub-section (1) to (6), the words “Central                                                                        Government”, wherever it occurs, the words                                                                       Lieutenant Governor” shall be substituted.

                                           (2) In proviso to sub-section (1), for the words “Central                                                           Legal Service”, the words “Indian Legal Service”                                                   shall be substituted.

 

Amendment of                        11.       In section 14 of the Principal Act, in sub-section (3), Section 14                             in the second proviso, for the word “Administrator”,                                                           the words “Lieutenant Governor” shall be                                                                     substituted.

 

Amendment of            12.       In section 39 of the principal Act, in the proviso, for Section 39                              the word “Administrator”, the words “Lieutenant                                                   Governor” shall be substituted.

 

Amendment of                        13.       In section 60, 63 and 64 of the principal Act, for the Section 60,63 and 64                    word “Administrator”, wherever it occurs, the words                                              “Lieutenant Governor” shall be substituted.

 

Amendment of            14.       In section 66 of the principal Act, in sub-section (1), Section 66                              for the words “if the Administrator is of the opinion                                                             that it is necessary or expedient in the public interest                                                           so to do, he may, with the previous approval of the                                                         Central Government”, the words “if the Lieutenant                                                      Governor is of the opinion that it is necessary or                                                     expedient in the public interest so to do, he may”                                                    shall be substituted.

 

Amendment of                        15.       In section 71 of the principal Act, in sub-section (1), Section 71                              for the word “Administrator”, the words                                                                   “Lieutenant Governor” shall be substituted.

 

Amendment of            16.       For section 72 of the Principal Act, the following Sectopm 72                                  section shall be substituted, namely :

                                                “72 Rules to be laid before Legislative Assembly, -                                                             Every rule made under this Act shall be laid, as soon                                                          as may be after it is made, before the Legislative                                                         Assembly of the National Capital Territory of Delhi,                                                      while it is in session for a total period of thirty days                                                     which may be comprised in one session or two or                                                    more successive sessions, and if, before the expiry of                                                         the session immediately following the session                                                                immediately following the session or the successive                                                      sessions aforesaid, the House agrees in making any                                                       modification in the rule or the House agrees that the                                                           rule should not be made, the rule shall have effect                                                   only in such modified form or be of no effect, as the                                                         case may be, so however, that any such modification                                                      or annulment shall be without prejudice to the validity                                                of anything previously done under that rule.”

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