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

26. Execution of order for costs awarded by Supreme Court.-

The High Court may, on petition made for the execution of the order in respect of the costs awarded by the Supreme Court, transmit such order for execution to any court subordinate to it.



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




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