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

20. Exemption from taxes.-

Notwithstanding anything contained in the Indian Income-tax Act, 1922 (11 of 1922)2, or in any other enactment for the time being in force relating to income-tax, super-tax or business profits tax, the Administration shall not be liable to pay any income-tax, super-tax or business profits tax or any incomes, profits or gains.

1. Subs. by A. O. 1950, for "the Central Legislature".

2. See now the Income-tax Act, 1961 (43 of 1961).



Rehabilitation Finance Administration Act, 1948 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys