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Report No. 57

4.6. Provisions in the Income-tax Act.-

The special case of the husband or father transferring assets to the wife or minor child (other than a married daughter) is dealt with by a more direct provision1 in the Income-tax Act,-a provision which has been on the Statute Book for a long time. There are also other provisions in the Income-tax Act,2 designed to check the avoidance or evasion of tax (or its recovery) by fraudulent and other transfers.

1. Section 64, Income-tax Act, 1961.

2. Sections 175, 178, 230A and 281, Income-tax Act, 1961.



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