for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 28-A   [ View Judgements ]

Tax to be paid notwithstanding reference, etc.


Notwithstanding that a reference has been made to the High Court or the Supreme Court or an appeal has been preferred to the Supreme Court, tax shall be payable in accordance with the assessment made in the case.

FOOTNOTES:

1. Inserted by Act 53 of 1962, Section 22 with effect from . 1-4-1963.

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