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Report No. 12

278. Defination,- In this Chapter.-

(a) 'the High Court' means,-

(i) In relation to any state, the High court for The State;

(ii) in relation to the Union territories of Delhi and Himachal Pradesh, the High Court ofPUnjab;

(iii) in relation to the Union territories of Manipur and Tripura, the HIgh Court of Assam;

(iv) in relation to the Union territory of the Andaman and Nicobar islands, the High Coourt at Culcutta; and

(v) in relation to the Union territory of the Laccadive, Minicy and Amindivi islands, the High Court of Kerla;

(b) "states" means the category under which the assssee is assessed, with reference to the Finance ACt applicable to the case, ad, "individual", "Hindu Individual family" and so on.



Income-Tax Act, 1922 Back




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