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Citedby 2 docs
Airtech Pvt. Ltd., Harichand ... vs Income-Tax Settlement ... on 15 June, 1994
In Re; Damani Brothers vs Unknown on 15 April, 1999

[Section 245C] [Complete Act]
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Central Government Act
Section 245C(1A) in The Income- Tax Act, 1995
(1A) For the purposes of sub- section (1) of this section and sub- sections (2A) to (2D) of section 245D, the additional amount of income- tax payable in respect of the income disclosed in an application made under sub- section (1) of this section shall be the amount calculated in accordance with the provisions of sub- sections (1B) to (1D).