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Accounting Codes for New Services

 

Accounting Codes For The Taxable Services Introduced Vide The Finance Act, 2011(8 of 2011)

         

Heads of Account under the Major Head "0044-Service Tax" in respect of the new taxable services have been allotted by the Office of the Principal Chief Controller of accounts, CBEC.

 

2. Accounting Codes for the purpose of payment of service tax are as follows:

 

Sr.No Taxable Services Accounting Code
Tax Collection Other Receipts Deduct Refunds
1 2 3 4 5
124 Services of Air-conditioned restaurants having license to service alcoholic beverages in relation to service of food or beverages. 00441067 00441068 00441069
125 Services of providing of accommodation in hotels / inns/ cubs/ guest houses/ campsite for a continuous period of less than three months 00441070 00441071 00441072
 

 

Note :

  1. The sub-head "other receipts" is meant for interest, penalty, leviable on delayed payment of service tax
  2. The sub-head "deduct refunds" is not to be used by the assessees, as it is meant for the Revenue/Commissionerates while allowing refund of tax
  3. Primary education cess on all taxable services will be booked under 00440298 and Secondary Higher Education Cess will be booked under 00440426
  4. If NSDL have issued any dummy codes for revenue collection and interest / penalty for the above eight services, all these dummy codes should be treated as void and may replaced by the correct account codes as stated above
  5. Description of taxable services provided at column (2) of the given table for ease of reference, does not limit the scope of the taxable service.