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


26. Execution of order for costs awarded by Supreme Court.

The High Court may, on petition made for the execution of the order in respect of the costs awarded by the Supreme Court, transmit such order for execution to any court subordinate to it.



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