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Report No. 12

172. When representative assessee personally liable.-

Every representative assessee shall be personally liable for any tax payable by him in his representative capacity, if while his liability for tax remains undischarged, he charges, disposes of or parts with any assets, which are in his possession or come to him after the tax is payable, when from or out of such assets, the tax could legally have been paid.



Income-Tax Act, 1922 Back




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