J&K HC: Dispute Involving Elements of Criminality Not Automatically Excluded from Arbitration  ||  J&K HC: Dispute Involving Elements of Criminality Not Automatically Excluded from Arbitration  ||  Karnataka Govt. Proposes Bill to Provide 50-75% Kannadiga Quota in Private Jobs  ||  Madras High Court: Investigation Under PMLA Against Private Contractors, Stopped  ||  All. HC: In UP, Principle of ‘No Pay No Work’ Not Applicable on State Government Employees  ||  Del. HC: Notice Issued on Plea for Reservation of 33% Seats for Women in Lawyers' Bodies Elections  ||  SC: Not Uncommon for Diff. Statutes Concerning Similar Area of Law to Have Convergence of Interest  ||  Supreme Court: Maintenance or Permanent Alimony Should Not be Penal  ||  SC: No Indefeasible Right to Pay Parity Unless Competent Authority Equates Two Posts  ||  Tel. HC: HC has Limited Power in Matter of Granting Permission to Withdraw Appeal    

Rajya Sabha Passes Taxation Laws (Amendment) Bill, 2019 - (06 Dec 2019)

DIRECT TAXATION

Rajya Sabha has cleared the Taxation Laws (Amendment) Bill, 2019, replacing an Ordinance that was used to slash corporate tax rates to stimulate growth. The Lok Sabha has already passed the Bill and the Upper House cleared the legislation with voice vote without any changes.

Tags : RAJYA SABHA   TAXATION LAWS (AMENDMENT) BILL   2019  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved