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Allahabad HC Says 'No' to Benefit u/s 80G of IT Act on Mere Fulfillment of Conditions u/s 10(23)(c) - (06 Jun 2017)

Allahabad High Court has held that benefit of Section 80G of Income Tax Act cannot be granted to assessee merely on ground that it satisfies all conditions prescribed under section 10(23)(c) of Income Tax Act.

Tags : ALLAHABAD HIGH COURT   INCOME TAX ACT  

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