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


65. Undisclosed foreign asset declared not to affect finality of completed assessments.

The declarant shall not be entitled, in respect of undisclosed asset located outside India declared or any amount of tax paid thereon, to reopen any assessment or reassessment made under the Income-tax Act or the Wealth-tax Act, 1957 or claim any set off or relief in any appeal, reference or other proceeding in relation to any such assessment or reassessment.



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