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Report No. 49

6. Effect of the proposal on the character of tax.-

It may be argued that the proposal in question would amount to levying a tax on agricultural income though in an indirect form; and prima facie the argument may appear plausible. But, on a close examination of the problem, we have come to conclusion that this argument is not well-founded or sound. We shall deal with the possible arguments on both the sides, in due course.



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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