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Report No. 12

26. Property owned by co-owners.-

Where property consisting of buildings or buildings and lands appurtenant thereto is owned by two or more persons and their respective shares are definite and ascertainable, such persons shall not in respect of such property be assessed as an association of persons, but the share of each such person in the income from the property as computed in accordance with sections 22 to 25 [section re: computation] shall be included in his total income.

[Section 9(3)]



Income-Tax Act, 1922 Back




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