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Report No. 49

18. Judicial decisions as to enforcement. -

It would be convenient to refer, at this stage, to a few other judicial decisions which are relevant to the question of interpretation of the taxing power, and, in particular, to the competence of the legislature concerned to choose the appropriate machinery for enforcement. Many of these relate to taxes on the transport of passengers and goods.



The Proposal for inclusion of Agricultural Income in the Total Income for the purpose of determining the Rat of Tax under the Income-Tax Act, 1961 Back




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