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

The Small Industries Development Bank of India Act, 1989


50. Act 43 of 1961 not to apply to Small Industries Bank

Notwithstanding anything to the contrary contained in the Income-tax Act.1961 or any other enactment for the time being in force relating to income-tax or any other tax on income, profits or gains, the Small Industries Bank shall not be liable to pay income-tax or any other tax in respect of-

a.     Any income, profits or gains accruing or arising to the Small Industries Development Assistance Fund or any amount received in that Fund; and

b.    Any income, profits or gains derived or any amount received by the Small Industries Bank.



The Small Industries Development Bank of India Act, 1989 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