Section 2   [ View Judgements ]

DEFINITIONS


In this Act, unless the context otherwise requires,—

(a) "Income-tax Act" means the Income-tax Act, 1961;

(b) all words and expressions used in this Act shall have the meanings respectively assigned to them in the Income-tax Act.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon



LawyerServices is a Premium Legal Tech solution.


Lawyers, Law Firms, Government Departments and Corporates rely on us for, Workflow Automation, Data Aggregation, Timely Updates, Case Management, Intelligent Research, Latest Legal Data Updates and a LOT more!

If you are a legal professional, CONTACT US, in order to see how our UNIQUE solution can benefit your organization.

Features Intro Close Box