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


75. Authentication of notices and other documents.

1.     A notice or any other document required to be issued, served or given for the purposes of this Act by any tax authority shall be authenticated by that authority.

2.     Every notice or other document to be issued, served or given for the purposes of this Act by any tax authority shall be deemed to be authenticated, if the name and office of a designated tax authority is printed, stamped or otherwise written thereon.

3.     In this section, a designated tax authority shall mean any tax authority authorized by the Board to issue, serve or give such notice or other document after authentication in the manner as provided in sub-section (2).



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