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Citedby 15 docs - [View All]
Sikkim Janseva Pratisthan (P.) ... vs Dy. Cit, Spl. Range-26 on 30 September, 2005
N.R. Dongre vs Income-Tax Officer on 13 January, 1992
Sikkim Janseva Pratisthan (P) ... vs Dy Cit on 15 December, 2004
Jafkay P. Ltd, Mumbai vs Assessee on 11 December, 2012
Sherpur Medical Research Co. vs Income-Tax Officer on 30 April, 1986

[Complete Act]
Central Government Act
Section 80GGA in The Income- Tax Act, 1995
80GGA. 5 Deduction in respect of certain donations for scientific research or rural development
(1) In computing the total income of an assessee, there shall be deducted, in accordance with and subject to the provisions of this section, the sums specified in sub- section (2).
(2) The sums referred to in sub- section (1) shall be the following, namely:-
(a) any sum paid by the assessee in the previous year to a scientific research association which has as its object the undertaking of scientific research or to a university, college or other institution to be used for scientific research: Provided that such association, university, college or institution is for the time being approved for the purposes of clause (ii) of sub- section (1) of section 35;
1. Substituted by the Finance Act, 1983, w. e. f. 1- 4- 1984. Prior to the omission, the proviso read as under:" Provided that nothing in this section shall apply to an assessee in any case where any residential accommodation is owned by him or by his spouse or minor child, or, where such assessee is a member of a Hindu undivided family, by such family."
2. Substituted for" under" clause (i) or, as the case may be, clause (ii) of sub- section (2)" by the Finance Act, 1986, w. e. f. 1- 4- 1987.
3. Substituted for" fifteen per cent" by the Finance Act, 1986, w. e. f. 1- 4- 1987.
4. Ibid.
5. Reintroduced by the Direct Tax Laws (Amendment) Act, 1989, w. e. f. 1- 4- 1989. Earlier, it was omitted by the Direct Tax Laws (Amendment) Act, 1987, with effect from the same date. Section 80GGA was originally inserted by the Finance Act, 1979, w. e. f. 1- 4- 1980.
(aa) 1 any sum paid by the assessee in the previous year to a university, college or other institution to be used for research in social science or statistical research: Provided that such university, college or institution is for the time being approved for the purposes of clause (iii) of sub- section (1) of section 35;]
(b) any sum paid by the assessee in the previous year-
(i) to an association or institution, which has as its object the undertaking of any programme of rural development, to be used for carrying out any programme of rural development approved for the purposes of section 35CCA; or
(ii) to an association or institution which has as its object the training of persons for implementing programmes of rural development: 2 Provided that the assessee furnishes the certificate referred to in sub- section (2) or, as the case may be, sub- section (2A) of section 35CCA from such association or institution;]
(bb) 3 any sum paid by the assessee in the previous year to a public sector company or a local authority or to an association or institution approved by the National Committee, for carrying out any eligible project or scheme: Provided that the assessee furnishes the certificate referred to in clause (a) of sub- section (2) of section 35AC from such public sector company or local authority or, as the case may be, association or institution. Explanation.- For the purposes of this clause, the expressions" National Committee" and" eligible project or scheme" shall have the meanings respectively assigned to them in the Explanation to section 35AC.] 4 (C any sum paid by the assessee in the previous year to an association or institution, which has as its object the undertaking of any programme of conservation of natural resources 5 or of afforestation], to be used for carrying out any programme of conservation of natural resources 6 or of afforestation] approved for the purposes of section 35CCB: Provided that the association or institution is for the time being approved for the purposes of sub- section (2) of section 35CCB;]
1. Inserted by the Finance (No. 2) Act, 1991, w. e. f. 1- 4- 1992.
2. Substituted by the Finance Act, 1983, w. e. f. 1- 4- 1983. Prior to the substitution, the proviso read as under:" Provided that the association or institution is for the time being approved for the purposes of sub- section (2) of section 35CCA."
3. Inserted by the Finance (No. 2) Act, 1991, w. e. f. 1- 4- 1992.
4. Inserted by the Finance Act, 1982, w. e. f. 1- 6- 1982.
5. Inserted by the Finance Act, 1990, w. e. f. 1- 4- 1991
6. Ibid.
(cc) 1 any sum paid by the assessee in the previous year to such fund for afforestation as is notified by the Central Government under clause (b) of sub- section (1) of section 35CCB;]
(d) 2 any sum paid by the assessee in the previous year to a rural development fund set up and notified by the Central Government for the purposes of clause (c) of sub- section (1) of section 35CCA;]
(e) 3 any sum paid by the assessee in the previous year to the National Urban Poverty Eradication Fund set tip and notified by the Central Government for the purposes of' clause (d) of sub- section (1) of section 35CCA.]
(3) Notwithstanding anything contained in sub- section (1), no deduction under this section shall be allowed in the case of an assessee whose gross total income includes income which is chargeable under the head" Profits and gains of business or profession".
(4) Where a deduction under this section is claimed and allowed for any assessment year in respect of any payments of the nature specified in sub- section (2), deduction shall not be allowed in respect of such payments under any other provision of this Act for the same or any other assessment year.] C.- Deductions in respect of certain incomes [ 80H. Deduction in case of new industrial undertakings employing displaced persons, etc.- Omitted by the Taxation Laws (Amendment) Act, 1975 , w. e. f. 1- 4- 1976 . Originally, it was inserted by the Finance (No. 2) Act, 1967 , w. e. f. 1- 4- 1968 .]