Main Search Premium Members Advanced Search Disclaimer
Citedby 53 docs - [View All]
Indian National Congress vs Asstt. Cit on 9 April, 2001
Commissioner Of Income Tax ... vs Indian National Congress (I)/All ... on 23 March, 2016
Bharatiya Janata Party vs Deputy Commissioner Of Income Tax on 11 January, 2002
Janata Party vs Asstt. Cit on 23 November, 2001
Commissioner Of Income Tax, ... vs Janata Party on 23 March, 2016

[Complete Act]
User Queries
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 13A in The Income- Tax Act, 1995
13A. 1 Special provision relating to incomes of political parties Any income of a political party which is chargeable under the head 2 ]" Income from house property" or" Income from other sources" or any income by way of voluntary contributions received by a political party from any person shall not be included in the total income of the previous year of such political party: Provided that-
(a) such political party keeps and maintains such books of account and other documents as would enable the 3 Assessing] Officer to properly deduce its income therefrom;
(b) in respect of each such voluntary contribution in excess of ten thousand rupees, such political party keeps and maintains a record of such contribution and the name and address of the person who has made such contribution; and
(c) the accounts of such political party are audited by an accountant as defined in the Explanation below sub- section (2) of section 288.
1. Inserted by the Taxation Laws (Amendment) Act, 1978, w. e. f. 1- 4- 1979.
2. The words" Interest on securities" omitted by the Finance Act, 1988, w. e. f. 1- 4- 1989.
3. Substituted for' Income- tax' by the Direct Tax Laws (Amendment) Act, 1987, w. e. f. 1- 4- 1988.
Explanation.- For the purposes of this section," political party" means an association or body of individual citizens of India registered with the Election Commission of India as a political party under paragraph 3 of the Election Symbols (Reservation and Allotment) Order, 1968 , and includes a political party deemed to be registered with that Commission under the proviso to sub- paragraph (2) of that paragraph.
CHAP COMPUTATION OF TOTAL INCOME. CHAPTER IV COMPUTATION OF TOTAL INCOME Heads of income