Form ST-5

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FORM OF APPEAL TO APPELLATE TRIBUNAL UNDER SECTION 86 OF THE

FINANCE ACT, 1994 (32 OF 1994)

IN THE CUSTOMS, EXCISE AND GOLD (CONTROL) APPELLATE TRIBUNAL

Appeal No. ………….. of ……….. 19……

…………………………. Appellant

vs.

…………………………. Respondent

(1) The designation and address of the authority

passing the order appealed against.

(2) The number and date of the order appealed against.

(3) Date of communication of a copy of the order appealed

against.

(4) State/Union territory and the Collectorate in which

the order/decision of assessment/penalty/interest was

made.

(5) Designation and address of the adjudicating authority

in cases where the order appealed against is an order

of the Collector (Appeals).

(6) Address to which the notices may be sent to the

appellant.

(7) Address to which the notices may be sent to the

respondent.

(8) Whether the decision or order appealed against involves

any question having a relation to the value of the

taxable service for purposes of assessment; if not,

difference in tax or tax involved, or amount of interest

or penalty involved, as the case may be.

(8A.) (i) Period of dispute.

(ii) Amount of tax, if any, demanded for the period

mentioned in item (i).

(iii) Amount of refund, if any, claimed for the period

mentioned in item (i).

(iv) Amount of interest involved.

(v) Amount of penalty imposed.

(9) Whether tax or penalty/interest is deposited; if not,

whether any application for dispensing with such

deposit has been made (a copy of the challan under

which the deposit is made shall be furnished).

(9A.) Whether the appellant wishes to be heard in person.

(10) Reliefs claimed in appeal.

STATEMENT OF FACTS

GROUNDS OF APPEAL

(i)

(ii)

(iii)

(iv)

Signature of authorised Signature of the Appellant

representative, if any

VERIFICATION

I, …………….. the Appellant, do hereby declare that what is

stated above is true to the best of my information and belief.

Verified today, the …….. day of …….. 19………

Signature of authorised Signature of the Appellant

representative, if any or his authorised representative

Notes

(1) The appeal including the statement of facts and the grounds of appeal shall be filed in quadruplicate and shall be accompanied by an equal number of copies of the order appealed against (one of which at least shall be certified copy)

(2) The Form of appeal shall be in English (or Hindi) and should set forth concisely and under distinct heads, the grounds of appeal without any argument or narrative and such grounds be numbered consecutively.

(3) The fee of Rs. 200 required to be paid under the provisions of the Act shall be paid through a crossed bank draft drawn in favour of the Assistant Registrar of the Bench of the Tribunal on a branch of any nationalised bank located at the place where the Bench is situated and the demand draft shall be attached to the Form of appeal

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About the Author

- Vakilno1 is a group of Law Enthusiasts and Legal Experts in India with a passion to provide the latest info and articles on Indian Legal System

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