for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 62A   [ View Judgements ]

PUBLICATION AND DISCLOSURE OF INFORMATION RESPECTING ASSESSEES AND OTHER PERSONS IN PUBLIC INTEREST


(1) Notwithstanding anything contained in sections 61 and 62, if the State Government is of opinion that it is necessary or expedient in the public interest to publish or disclose the names of any assessees or other persons and any other particulars relating to any proceedings under this Act in respect of such assessees and persons, it may publish or disclose or cause to be published or disclosed such names and particulars in such manner as it thinks fit.

(2) No publication or disclosure under this section shall be made in relation to any tax levied or penalty imposed or any conviction for any offence connected with any proceedings under this Act, until the time for presenting an appeal to the appropriate appellate authority has expired without an appeal having been presented or the appeal, if presented, has been disposed of.

Explanation:-In the case of a firm, company or other association of persons, the names of the partners of the firm, the directors, managing agents, secretaries, treasurers or managers of the company, or the members of the association, as the case may be, may also be published or disclosed, if, in the opinion of the State Government, the circumstances of the case justify it.]

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