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Report No. 49

29. Answer to the first question.-

In the light of the above discussion, we would answer the first question1 in the affirmative. Parliament may, in a law levying a tax on income other than agricultural income, provide for taking into account agricultural income for the purpose of determining the rate of such tax on income other than agricultural income.

1. Paras. 2-3, supra.



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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