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The Banking Companies (Acquisition and Transfer of Undertakings) Act, 1980

11. Corresponding new bank deemed to be an Indian company.-

For the purposes of the Income-tax Act, 1961 (43 of 1961), every corresponding new bank shall be deemed to be an Indian company and a company in which the public are substantially interested.



Banking Companies (Acquisition and Transfer of Undertakings) Act, 1980 Back




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