Section 2   [ View Judgements ]

Amendment of section 10


In section 10 of the Income-tax Act, 1961 (43 of 1961) (hereinafter referred to as the principal Act), after clause (15) , the following clause shall be inserted, namely:--



'(15A) any payment made, by; an Indian company engaged in the business of operation of aircraft on lease from the government of a foreign State or a foreign enterprise under an agreement approved by the Central Government in this behalf.



Explanation.- For the purpose of this clause, "foreign enterprise" means a person who is a non resident;'

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