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Gift - Tax Act, 1958


11A. Commissioner competent to perform any function or functions.

In respect of any function to be performed by a Commissioner under any provision of this Act, in relation to an assessee, the Commissioner referred to therein shall,-

  1. in a case where only one Commissioner has jurisdiction over such assessee, be such Commissioner;

  2. in a case where two or more Commissioners have concurrent jurisdiction over such assessee, be the Commissioner empowered to perform such function by the Board.]



Gift - Tax Act, 1958 Back




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