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6[29A. Tax to be paid notwithstanding reference, etc.

Notwithstanding that a reference has been made to the High Court or the Supreme Court or an appeal has been preferred to the Supreme Court, 3[under this Act before the commencement of the National Tax Tribunal Act, 2005] wealth-taxshall be payable in accordance with the assessment made in the case.



Delhi Development Act, 1957 Back




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