Form ST-2

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CERTIFICATE OF REGISTRATION UNDER SECTION 69 OF THE FINANCE ACT,

1994 (32 OF 1994)

1. Shri/Ms. (Name with complete address of premises) having undertaken to comply with the conditions prescribed in the Service Tax Rules, 1994 and any orders issued thereunder is hereby certified to have been registered with the Central Excise Department for collecting Service Tax on . His Registration Number is

2. This certificate is valid only for the premises given above.

3. This Registration Certificate is not transferable.

4. This certificate shall remain valid till the holder carries on the activity for which the certificate has been issued or where surrender of the certificate is accepted by the Central Excise Officer.

Name and Signature of the Central Excise Officer with Official Seal

Place :

Date

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