for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 44   [ View Judgements ]

POWER TO CALL FOR INFORMATION


The Agricultural Income-tax Officer or Assistant Commissioner may, for purposes of this Act,

(1) require any firm or Hindu undivided family to furnish him with a return of the members of the firm or of the manager or adult male members of the family, as the case may be and of their addresses:

(2) require any person whom he has reason to believe to be a trustee, guardian, common manager or agent to furnish him with a return of the name of the persons for or of whom he is trustee, guardian, common manager, or agent, and of their addresses.



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