Validation of email ID and mobile number before e-filing returns

The Income Tax (IT) department of India has requested all its tax payers to register a valid email address and a mobile number on the e-filing website before filing their returns this year. The deadline for the same is July 31, 2014. In many cases, it was observed that the email ID of the individual’s chartered accountant was provided by default at More...

by Vakilno1 | Published 3 years ago
p>

By VakilNo1 On Wednesday, July 9th, 2014
2 Comments

How to file a Consumer Complaint in India ?

We are all consumers of goods and services in one way or the other. The moment we take birth on this earth we become consumers and are entitled to seek relief under the Consumer Protection Act. These days we see More...

Income tax
By VakilNo1 On Friday, May 24th, 2013
2 Comments

Income Tax Return Forms 2013-14 Assessment Year

New Income Tax Return Forms 2013-14 Assessment Year  Return forms for assessment year 2013-14 Please find given below the Forms issued by Income Tax department for Returns Filing as per categories mentioned below 1. More...

By VakilNo1 On Thursday, May 23rd, 2013
2 Comments

Motor Accidents Claims Tribunal MACT Jurisdiction

Given below are some judgments related to Motor Accidents Claims Tribunal  MACT  Jurisdiction  MACT Jurisdiction Death due to the collapse of the school building managed by the village education committee constituted More...

Dishonour of Cheque
By VakilNo1 On Wednesday, April 24th, 2013
2 Comments

Dishonour of Cheque – Section 138 of the Negotiable instruments Act

This article on “Dishonour of Cheque – Section 138 of the Negotiable instruments Act” gives a comprehensive  overview about all aspects of cheque bouncing and Cheque Dishonour  as per laws in More...

Motor Accident Claims filing of the claims petition
By VakilNo1 On Tuesday, April 16th, 2013
2 Comments

Motor Accidents Claims – Filing of the claim Petition

Listed below are some important decisions on ” Filing of the claim Petition” with respect to Motor Accidents Claims in the tribunal (MACT) FILING OF THE CLAIM PETITION: Filing of claim petition & More...

negligence driving, motor accidents claims
By VakilNo1 On Monday, April 15th, 2013
2 Comments

Motor Accident Claims Tribunals (MACT) decisions on Negligence

Motor Accident Claims Tribunals (MACT) decisions on Negligence Here are a few Important Decisions by regarding Motor Accident Claims. Use the comments section to add your own list so that all benefit from it. NEGLIGENCE: 2005  Negligence- More...

By VakilNo1 On Friday, March 1st, 2013
1 Comment

Legal Profession – What is it all about being a Lawyer

“A lawyer with his briefcase can make more money than a burglar with a gun, if he has a sharp wit and intelligence.” – Marion Puzo in The Godfather. The first thing that will strike you about lawyers – you More...

By VakilNo1 On Friday, March 1st, 2013
0 Comments

Income Tax Laws – Tips (with reference to Case laws ) – 1

The investment allowancenot allowable to hotel being not an industry. The Indian Hotels Co. Ltd. v. The Income Tax officer Mumbai, JT 2000(9) (SC) 139 : AIR 2000 SC 2645. Sec. 269 UC – Rule 48 – L – Form 37 More...

By VakilNo1 On Friday, March 1st, 2013
0 Comments

Income Tax Laws – Tips (with reference to Case laws )

Concealment of the income not proved. It should be willful concealment. I/T. Officer Sirsa v. Shiv Kumar 2005 (2) RCR (Cri.) 833 P&H. I.T. ACT – Concealment of facts – Mere omission is not concealment. K.C. More...