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The Black Money (Undisclosed Foreign Income and Assets) and Imposition of Tax Act, 2015

21. Appeal to Supreme Court.-

An appeal shall lie to the Supreme Court from any judgment of the High Court delivered under section 19 which the High Court certifies to be a fit case for appeal to the Supreme Court.



Black Money (Undisclosed Foreign Income and Assets) and Imposition of Tax Act, 2015 Back




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