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

Report No. 12

309. Income from investments.-

Income derived from investments or deposits of an approved superannuation fund, and any capital gains arising from the sale, exchange or transfer of capital assets of such fund, shall not be included in the total income of the person in receipt thereof

[Section 58R, main para., 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