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Citedby 2 docs
Krishnamurarilal vs Income on 7 December, 2011
Smt.Brij Nayyar vs Income Tax Settlement Commission on 20 July, 2012

[Section 245C] [Complete Act]
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Central Government Act
Section 245C(1C) in The Income- Tax Act, 1995
(1C) 2 The additional amount of income- tax payable in respect of the
1. Substituted by the Finance Act, 1987, w. e. f. 1- 6- 1987. Prior to the substitution, subsection (1B) read as under:" (1B) Where the income disclosed in the application relates to only one previous year,- (i) if the applicant has not furnished a return in respect of the total income of that year and no assessment has been made in respect of the total income of that year, tax shall be calculated on the income disclosed in the application as if such income were the total income; (ii) if the applicant has furnished a return in respect of the total income of that year and no assessment has been made in pursuance of such return tax shall be calculated on the aggregate of the total income returned and the income disclosed in the application as if such aggregate were the total income; and (iii) if an assessment in respect of the total income of that year has been made, tax shall be calculated on the aggregate of the total income as assessed and the income disclosed in the application as if such aggregate were the total income."
2. Substituted by the Finance Act, 1987, w. e. f. 1- 6- 1987. Prior to the substitution, subsection (IC) read as under:" (IC) The tax as calculated under sub- section (1B) shall be reduced,- (a) in a case referred to in clause (i) of sub- section (1B), by the sum if any, deducted at source tinder Chapter XVIIB or paid in advance under Chapter
income disclosed in the application relating to the previous year referred to in sub- section (1B) shall be,-
(a) in a case referred to in clause (i) of that sub- section, the amount of tax calculated under that clause;
(b) in a case referred to in clause (ii) of that sub- section, the amount of tax calculated under that clause as reduced by the amount of tax calculated on the total income returned for that year;
(c) in a case referred to in clause (iii) of that sub- section, the amount of tax calculated under that clause as reduced by the amount of tax calculated on the total income assessed in the earlier proceeding for assessment under section 143 or section 144 or section 147.]