Main Search Premium Members Advanced Search Disclaimer
Citedby 3 docs
Airtech Pvt. Ltd., Harichand ... vs Income-Tax Settlement ... on 15 June, 1994
Krishnamurarilal vs Income on 7 December, 2011
Smt.Brij Nayyar vs Income Tax Settlement Commission on 20 July, 2012

[Section 245C] [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 245C(1B) in The Income- Tax Act, 1995
(1B) 1 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 (whether or not an assessment has been made in respect of the total income of that year), then, except in a case covered by clause (iii), 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 (whether or not an 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;
(iii) if the proceeding pending before the income- tax authority is in the nature of a proceeding for reassessment of the applicant under section 147 or by way of appeal or revision in connection with such reassessment, and the applicant has not furnished a return in respect of the total income of that year in the course of such proceeding for reassessment, tax shall be calculated on the aggregate of the total income as assessed in the earlier proceeding for assessment under section 143 or section 144 or section 147 and the income disclosed in the application as if such aggregate were the total income.]