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

Interest on Delayed Payments to Small Scale and Ancillary Industrial Undertakings Act, 1993


9. Interest not to be allowed as deduction from income

Notwithstanding anything contained in the Income Tax Act, 1961, the amount of interest payable or paid by any buyer, under or in accordance with the provisions of this Act, shall not, for the purposes of computation of income under the Income Tax Act, be allowed as deduction.



Interest on Delayed Payments to Small Scale and Ancillary Industrial Undertakings Act, 1993 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