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Report No. 12

7. Income deemed to be received.-

The following incomes shall be deemed to be received in the previous year-

(i) the annual accretion in the previous year to the balance at the credit of an employee participating in a recognised provident fund to the extent provided in section 294 [58E1;

(ii) the transferred balance in a recognised provident fund, to the extent provided in section 299(3) [58J(3)].



Income-Tax Act, 1922 Back




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