MINISTRY OF LAW, JUSTICE AND COMPANY AFFAIRS

(Legislative Department)

New Delhi, the 1st July, 1999/Asadha 10, 1921 (Saka)

THE INCOME-TAX (AMENDMENT) ORDINANCE, 1999

No. 7 of 1999

Promulgated by the President in the Fiftieth Year of the Republic of India.

An Ordinance further to amend the Income-tax Act, 1961.

WHEREAS the House of the People has been dissolved and the Council of States is not in session and the President is satisfied that circumstances exist which render it necessary for him to take immediate action;

NOW, THEREFORE, in exercise of the powers conferred by clause (1) of article 123 of the Constitution, the President is pleased to promulgate the following Ordinance:-

1. Short title and commencement.-(1) This Ordinance may be called the Income-tax (Amendment) Ordinance, 1999.

(2) It shall come into force at once.

2. Amendment of section 80G of Act 43 of 1961.-In section 80G of the Income-tax Act, 1961, in sub-section (1), in clause (I), for the words, brackets, figures and letter "in sub-clause (iiia)", the words, brackets, figures and letter "in sub-clause (I) or in sub-clause (iiia)" shall be substituted with effect from the 1st day of April, 2000.

 

 

 

K.R. NARAYANAN

President.

_________

 

 

RAGHBIR SINGH

Secy. To the Govt. of India.