AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Black Money (Undisclosed Foreign Income and Assets) and Imposition of Tax Act, 2015


21. Appeal to Supreme Court.

An appeal shall lie to the Supreme Court from any judgment of the High Court delivered under section 19 which the High Court certifies to be a fit case for appeal to the Supreme Court.



Black Money (Undisclosed Foreign Income and Assets) and Imposition of Tax Act, 2015 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys