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ITAT: Disallowance is Calculated Based on Average Value of Share - (02 Jun 2022)

DIRECT TAXATION

Income Tax Appellate Tribunal (ITAT), Pune Bench has held that as per Rule 8D(2)(iii) of Income-Tax Rule, 1962, the disallowance under Section 14A of Income-Tax Act, 1961 needs to be calculated on the basis of average value of the share by exempt income earned.

Tags : ITAT   INCOME TAX   DISALLOWANCE  

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