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[Complete Act]
Central Government Act
Section 201 in The Income- Tax Act, 1995
201. Consequences of failure to deduct or pay 13
(1) If any such person and in the cases referred to in section 194, the principal officer and the company of which he is the principal officer does not deduct or after deducting fails to pay the tax as required by or under this Act, he or it shall, without prejudice to any other consequences which he or it may incur, be deemed to be an assessee in default in respect of the tax: Provided that no penalty shall be charged under section 221 from such person, principal officer or company unless the 14 Assessing] Officer is satisfied that such person or principal officer or company, as the case may be, has 15 without good and sufficient reasons] failed to deduct and pay the tax.
2. Substituted for" sections 192 to 195" by the finance (No. 2) Act, 1967, w. e. f. 1- 4- 1967.
3. Inserted by the Finance Act, 1972, w. e. f. 1- 4- 1972.
4. Inserted by the Finance Act, 1978, w. e. f. 1- 4- 1978.
5. Inserted by the Finance Act, 1972, w. e. f. 1- 4- 1972.
6. Inserted by the Finance Act, 1973, w. e. f. 1- 4- 1973.
7. Inserted by the Direct Tax Laws (Second Anendment) Act, 1989, w. e. f. 1- 1 1- 1989.
8. Substituted for" section 195 and section 196A" by the Finance (No. 2) Act, 1991, w. e. f. 1- 10- 1991
9. Inserted by the Finance Act, 1994, w. e. f. 1- 6- 1994.
10. Inserted by the Finance Act, 1995, w. e. f. 1- 7- 1995.
11. Substituted for", and section 196B" by the Finance Act, 1992, w. e. f. 1- 6- 1992.
12. Substituted for" and section 196C" by the Finance Act, 1993, w. e. f. 1- 6- 1993.
14. Substituted for" Income- tax" by the Direct Tax Laws (Amendment) Act, 1987, w. e. f. 1- 4- 1988.
15. Substituted for" wilfully" by the Finance Act, 1966, w. e. f. 1- 4- 1966.
(1A) 1 Without prejudice to the provisions of sub- section (1), if any such person, principal officer or company as is referred to in that subsection does not deduct or after deducting fails to pay the tax as required by or under this Act, he or it shall be liable to pay simple interest at 2 fifteen] per cent per annum on the amount of such tax from the date on which such tax was deductible to the date on which such tax is actually paid.]
(2) Where the tax has not been paid as aforesaid after it is deducted, 3 the amount of the tax together with the amount of simple interest thereon referred to in sub- section (1A)] shall be a charge upon all the assets of the person, or the company, as the case may be, referred to in sub- section (1).]