Form ST-4

FORM OF APPEAL TO COLLECTOR OF CENTRAL EXCISE (APPEALS) UNDER

SECTION 85 OF THE FINANCE ACT, 1994 (32 OF 1994)

1. No. ……. of ……. 19

2. Name and address of the appellant

3. Designation and address of the officer passing the decision or order appealed against and the date of decision or order.

4. Date of communication of the decision or order appealed against to the appellant

5. Address to which notices may be sent to appellant

5(a) (i) Period of dispute

(ii) Amount of service tax, if any, demanded for the period mentioned in col. (i)

(iii) Amount of refund, if any, claimed for the period mentioned in col. (i)

(iv) Amount of interest

(v) Amount of penalty

(vi) Value of the taxable service for the period mentioned in col. (i)

6. Whether service tax or penalty or interest of all the three have been deposited

6(a). Whether the appellant wishes to be heard in person ?

7. Relief claimed in appeal

STATEMENTS OF FACTS

GROUNDS OF APPEAL

Signature of the 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 …….

Place :

Date :

Signature of the authorised Signature of the appellant

representative, if any or his authorised representative

Notes

The Form of appeal including the statement of facts and the grounds of appeal shall be filed in duplicate and shall be accompanied by a copy of the decision or order appealed against.

About the Author

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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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