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Report No. 12

Chapter II

Basis of Charge

3 Charge of income-tax.-

(1) Where any Central Act enacts that income-tax shall be charged for any assessment year at any rate or rates, income-tax at that rate or those rates shall be charged for that year in accordance with, and subject to the provisions of, this Act in respect of the total income of every person of the previous year or years, as the case may be, for that assessment year:

Provided that where by virtue of any provision of this Act income-tax is to be charged in respect of the income of a period other than the previous year, income-tax shall be charged accordingly.

(2) In respect of income chargeable under sub-section (I), income-tax shall be deducted at the source or paid in advance, where it is so deductible or payable under any provision of this Act.

[Section 3]



Income-Tax Act, 1922 Back




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