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ITAT: Interest on Enhanced Compensation Recd. under LA Act Not Subject to Capital Gain Tax - (28 Sep 2017)

Income Tax Appellate Tribunal (ITAT) has held that the interest received on enhanced compensation for land compulsorily acquired under the Land Acquisition Act is not subject to income tax under the head ‘capital gain’.

Tags : INCOME TAX APPELLATE TRIBUNAL   CAPITAL GAIN   LAND ACQUISITION ACT  

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