AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 12

154. Issue of notice where income has escaped assessment.-

(1) Before making the assessment, reassessment, or re-computation under section 152 [section regarding income escaping assessment], the Income-tax Officer shall serve on the assessee, or, if the assessee is a company, on the principal officer thereof, a notice containing all or any of the requirements which may be included in a notice under section 143(2) [section 22(2)] ; and the provisions of this Act shall, so far as may be, apply accordingly as if the notice were a notice issued under that sub-section.

[Section 34(1), 2nd para., part]

(2) The Income-tax Officer shall, before issuing any notice under this section, record his reasons for doing so.

[Section 34(1), 1st proviso, clause (iii), part]



Income-Tax Act, 1922 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys