Ker. HC: No Member of Hindu Public Can Claim to Perform Services That Only Archakas Can Perform  ||  Bom HC: Emp. to Ensure That Minor Mistakes Due to Candidate’s Disability Shouldn’t Lead to Job Loss  ||  SC Criticises Centre For Not Specifying Range of Rates For Treatment in Pvt. Hospitals & Clinics  ||  Supreme Court: Stay Orders of High Court on Trials Not to Get Vacated Automatically  ||  Supreme Court: Can’t Apply TDS to Business Undertakings Where Assessee Not Paying Income  ||  Kerala HC: Can’t File HC Petition For Same Detention Order Even on Raising New Grounds  ||  Del HC: No Restraint in Grant of Bail Under S. 37 of NDPS Act For Undue Delay in Completion of Trial  ||  Gau. HC: Conviction Under Section 489B of Indian Penal Code Set Aside For Lack of Mens Rea  ||  Mad. HC: Jail is The Rule And Bail an Exception Under The Prevention of Money Laundering Act  ||  Mad. HC: Jail is The Rule And Bail an Exception Under The Prevention of Money Laundering Act    

#Union Budget 2020-2021: New Power Generation Companies to be Taxed at 15% - (01 Feb 2020)

DIRECT TAXATION

Central Government with an aim to boost power generation capacity, has extended the new corporate tax regime for new manufacturing plants to new power generation companies. The New power generation companies will have to pay just 15 per cent tax under the new corporate tax regime.

Tags : UNION BUDGET 2020-2021   POWER GENERATION COMPANIES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved