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

3[14A. Power of Board to dispense with furnishing documents, etc., with return ofwealth.

The Board may make rules providing for a class or classes of persons who may not be required to furnish documents, statements, receipts, certificates, audit reports, reports of registered valuer or any other documents, which are otherwise under any other provisions of this Act, except section 14B, required to be furnished, along with the return but on demand to be produced before the Assessing Officer.



Delhi Development Act, 1957 Back




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