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[Section 245C(1)] [Section 245C] [Complete Act]
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Central Government Act
Section 245C(1)(b) in The Income- Tax Act, 1995
(b) the additional amount of income- tax payable on the income disclosed in the application exceeds 8 one hundred thousand] rupees.]
1. Inserted by the Finance Act, 1987, w. e. f. 1- 6- 1987.
2. Substituted for" Commissioner" by the Direct Tax Laws (Amendment) Act, 1987, w. e. f. 1- 4- 1988.
3. Inserted by the Finance Act, 1987, w. e. f. 1- 6- 1987.
5. Sub- sections (1) to (1E) substituted by the Taxation Laws (Amendment) Act, 1984, w. e. f. 1- 10- 1984. Prior to the substitution, sub- section (1) read as under:" (1) An assessee may, at any stage of a case relating to him, make an application in such form and in such manner and containing such particulars as may be prescribed to the Settlement Commission to have the case settled and any such application shall be disposed of in the manner hereinafter provided:"
6. Substituted for" Income- tax" by the Direct Tax Laws (Amendment) Act, 1987, w. e. f. 1- 4- 1988.
7. Substituted by the Finance Act, 1987, w. e. f. 1- 6- 1987. Prior to the substitution, the proviso read as under:" Provided that no such application shall be made unless the additional amount of income- tax payable on the income disclosed in the application exceeds fifty thousand rupees."
8. Substituted for" fifty thousand" by the Finance Act, 1995, w. e. f. 1- 7- 1995.