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Report No. 12

Chapter XIII

Income-Tax Authorities

A.-Appointment and control

127. Income-tax authorities.-

There shall be the following classes of Income-tax authorities for the purposes of this Act, namely :-

(a) the Central Board of Revenue,

(b) Directors of Inspection,

(c) Commissioners of Income-tax,

(d) Assistant Commissioners of Income-tax, who may be either Appellate Assistant Commissioners of Income-tax or Inspecting Assistant Commissioners of Income-tax.

(d) Income-tax Officers, and

(e) Inspectors of Income-tax.

[Section 5(1)]



Income-Tax Act, 1922 Back




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