Section 2   [ View Judgements ]

Definitions


In these rules, unless context otherwise requires,-



(a) "the Act" means the Gift-tax Act, 1958 ;



(aa) "authorised bank" means any bank as may be appointed by the Reserve Bank of India as its agent under the provisions of sub-section (1) of section 45 of the Reserve Bank of India Act, 1934 (2 of 1934);



(b) "form" means a form appended to these rules;



(c) "section" means a section of the Act;



(d) "tax" means the gift-tax payable under this Act

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