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Citedby 153 docs - [View All]
Commissioner Of Wealth Tax, Delhi ... vs Motor & General Finance Limited on 18 February, 2011
Cwt vs Smt. Sita Devi on 26 February, 2001
The Commissioner Of Wealth Tax vs Huf Of H.H. Late Shri. J.M. Scindia on 5 February, 2008
Commissioner Of Wealth Tax ... vs Sita Devi And Ors. on 26 February, 2001
Vrindavan vs Goverdhan Lal Pittie on 29 April, 1986

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[Complete Act]
Central Government Act
Section 16 in THE WEALTH-TAX ACT, 1957
147 [ 16 Assessment. — 148 [
(1) Where a return has been made under section 14 or section 15 or in response to a notice under clause (i) of sub-section (4),— Provided that except as otherwise provided in this sub-section, the acknowledgement of the return shall be deemed to be intimation under this sub-section where either no sum is payable by the assessee or no refund is due to him: Provided further that no intimation under this sub-section shall be sent after the expiry of two years from the end of the assessment year in which the net wealth was first assessable.] 149 [***] 150 [***]
(2) 151 [Where a return has been made under section 14 or section 15, or in response to a notice under clause (i) of sub-section (4) of this section, the Assessing Officer shall, if he] considers it necessary or expedient to ensure that the assessee has not understated the net wealth or has not under-paid the tax in any manner 152 [serve on the assessee] a notice requiring him, on a date to be specified therein, either to attend at the office of the Assessing Officer or to produce, or cause to be produced there, any evidence on which the assessee may rely in support of the return: 153 [Provided that no notice under this sub-section shall be served on the assessee after the expiry of twelve months from the end of the month in which the return is furnished.]
(3) On the day specified in the notice issued under sub-section (2) or as soon afterwards as may be, after hearing such evidence as the assessee may produce and such other evidence as the Assessing Officer may require on specified points, and after taking into account all relevant material which he has gathered, the Assessing Officer shall, by order in writing, assess the net wealth of the assessee and determine the sum payable by him on the basis of such assessment.
(4) For the purposes of making an assessment under this Act, the Assessing Officer may serve, on any person who has made a return under section 14 or section 15 or in whose case the time allowed under sub-section (1) of section 14 for furnishing the return has expired, a notice requiring him, on a date to be specified therein—
(5) If any person— Provided that such opportunity shall be given by the Assessing Officer by serving a notice calling upon the person to show cause, on a date and time to be specified in the notice, why the assessment should not be completed to the best of his judgment: Provided further that it shall not be necessary to give such opportunity in a case where a notice under sub-section (4) has been issued prior to the making of the assessment under this sub-section.]