Ker. HC: Can’t Recall Child Witness to Fill Up Lacuna and Omission in Evidence of Accused  ||  SC: No Direction to ECI to Publish Info. Regarding Disclosure of Final Data of Voter Turnout  ||  BCI Issues Circular Regarding Implementation of Set of Reforms in Legal Education  ||  SC: Can’t Treat Prosecution’s Version as Gospel Truth in POCSO Cases  ||  Supreme Court: Bail Matters Should Rest and End With High Courts  ||  MP HC: Can Allow Filing of WS Beyond Limitation Period if Exceptional Circumstances are Made Out  ||  ChatGPT Used by Manipur High Court for Research to Pass Order  ||  All. HC: Cost Imposed on Party for Filing False Affidavit Before Authority to Grab Widow’s Property  ||  SC: Can’t Set Aside Conviction if Statement of Accused Not Used for Evidence While Cross-Examination  ||  Cal. HC: POSH Committee to Re-Consider Complaint Dismissed for Being Barred by Limitation    

ITAT, Bangalore: Irrecoverable Advances for Land for Real Estate Development Business Allowable - (02 May 2022)

DIRECT TAXATION

Income Tax Appellate Tribunal, Bangalore has ruled that the advances agreed for purchase of land in the normal course of business of carrying on real estate development, if not recoverable could be permitted as either trading loss under section 28 of the Income Tax Act, 1961.

Tags : INCOME TAX APPELLATE TRIBUNAL   INCOME TAX ACT   1961   REAL ESTATE DEVELOPMENT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved