Manupatra
Home
Contact Us 1-800-103-3550
 
 
Articles
Subject: Direct Taxation Results: 295

BUDGET 2005-06 - FINER POINTS

Read More

By: Manish Dafria* | 11/28/2008 | DIRECT TAXATION

POWERS OF THE ASSESSING OFFICER TO LEVY PENALTY AFTER SETTLEMENT OF A CASE

Read More

By: Padmini Srivatsan | 11/28/2008 | DIRECT TAXATION

Report Kelkar's Tax Reforms - A critique

Read More

By: Sanjiv Agarwal* | 11/28/2008 | DIRECT TAXATION

Taxation — POSSIBILITY OF REGULAR ASSESSMENT ON REQUEST OF ASSESSEE IN VIEW OF JUDGEMENT OF THE Supreme Court

Read More

By: Dev Kumar Kothari* | 11/28/2008 | DIRECT TAXATION

TAXATION - IMPACT OF NEW CLARIFICATIONS ON DDB & STRIPS

Read More

By: Narayan P. Jain* | 11/28/2008 | DIRECT TAXATION

"Salary" which is not Taxable in the Hands of "Employer" or "Employee" - A Ready Referencer

Read More

By: R. Muralidharan* | 11/28/2008 | DIRECT TAXATION

'gaar’ And Rule Of Law: Mutually Incompatible?

Pursued on the avowed premise that ‘tax avoidance, like tax evasion, seriously undermines the achievements of the public finance objective of collect  ...Read More

By: Mr. Tarun Jain | 08/23/2013 | Direct Taxation

“you Cannot Treat Me Like This” Double Taxation Avoidance Agreement And Non-discrimination Rule

If you define treaty in layman’s language, it is a document/agreement formally concluded between two or more nations. DTAA’s squarely fall under the  ...Read More

By: Miss Chhavi Agarwal | 09/11/2013 | Direct Taxation

1. Open Forum - Can Carried Forward Losses and Unabsorbed Depreciation be Considered for Computing Partners' Remuneration?

Read More

By: Pramod Jain* | 11/28/2008 | DIRECT TAXATION

2. Taxation - LOSS BY EMBEZZLEMENT OR THROUGH DEFALCATION

Read More

By: S. Krishnan* | 11/28/2008 | DIRECT TAXATION
Pages : 1 2 3 4 5 6 7 8 9 10 ...
 
Indian Legislation | e-Newsline | Mobile
Legal | Round up Archives | Manupatra Certification | Careers
© Copyright Manupatra Information Solutions Pvt. Ltd. 2017. All rights reserved.