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Orders - Service Tax

Sr. No.

Name of the Applicant

Status of the Applicant

Question(s) on
which Advance
Ruling was sought

Order  No. and date

Ruling Passed by

Remarks

1

2

3

4

5

6

7

1.

1. M/s GSPL India Transco Ltd, Gandhinagar - 382010

 

2. M/s GSPL India Gasnet Ltd, Gandhinagar - 382010

Subsidiary of Gujrat State Petronet Limited, which is a subsidiary of Gujarat State Petroleum Corporation Limited, Public Limited Company.

Whether the Applicant is eligible to avail CENVAT Credit of excise duty that would be paid on pipes and valves by the manufacturer against the Applicant's output service tax liability under the taxable service category of "transport of goods through pipeline or conduit?

Order No. AAR/ST/02- 03/2012

Dt.30.03.2012

Hon'ble

Mr. Justice

 P.K. Balasubramanyan, Chairman;

Mr. Y.G. Parande, Member

 

2.

1. M/s GSPL India Transco Ltd, Gandhinagar - 382010

 

2. M/s GSPL India Gasnet Ltd, Gandhinagar - 382010

Subsidiary of Gujrat State Petronet Limited, which is a subsidiary of Gujarat State Petroleum Corporation Limited, Public Limited Company.

Whether the Applicant is eligible to avail CENVAT Credit of the service tax that would be paid by the EPC Contractor/other construction contractors and other service providers (except for service tax paid vis a vis construction services for the civil works package for building the pipeline substations) against the Applicant's output service tax liability under the taxable service category of "transport of goods through pipeline or conduit"

Order No. AAR/ST/04-05/2012

Dt.30.03.2012

Hon'ble

Mr. Justice

 P.K. Balasubramanyan, Chairman;

Mr. Y.G. Parande, Member