MP HC: Wife’s Refusal to Have Physical Relationship With Husband, Amounts to Cruelty  ||  Ori. HC: Re-Imprisonment of Prematurely Released Convict Can’t be Ordered Unless Release Challenged  ||  Ker. HC: IO Mixes Contraband Found in Separate Packs, Bail Granted to Accused Booked Under NDPS Act  ||  Tripura High Court: Accused Not Entitled to Bail on Mere Filing of Chargesheet  ||  Guj. HC: Student Allowed to Write Exams, Shortage of Attendance Condoned  ||  Ker. HC: AO Can’t Reopen Assessment in Block Period of 6 Years if Absence of Incriminating Materials  ||  Tel. HC: Existence & Validity of Arb. Agreement Must be Determined u/s 11(6) of A&C Act by Court  ||  Tel. HC: While Releasing Amount Under S. 19 of MSME Act, Reasons Must be Assigned by Courts  ||  Ker. HC: Settling Serious Crimes Like Murder, Rape Would Seriously Impact Society  ||  Del. HC: Mandate of Arbitral Tribunal Can be Extended by Court, Even After its Expiry    

ITAT: Deduction U/S 80IA of IT Act Cannot be Disallowed on Failure of Form No.10CCB Submission - (13 Jun 2022)

DIRECT TAXATION

Income Tax Appellate Tribunal (ITAT), Bangalore Bench has held that the claim of deduction under Section 80IA of Income Tax (IT) Act 1961 cannot be disallowed only for the omission of From NO.10CCB within the due date while the revised return was filed within due date.

Tags : ITAT   REVISED RETURN   DUE DATE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved