Cabinet approves signing and ratification of Agreement between India—Brunei Darussalam for information exchange and assistance in tax collection

The Union Cabinet has approved the signing and ratification of Agreement between India and Brunei Darussalam for the Exchange of Information and Assistance in Collection with respect to Taxes.

Details:

1. The Agreement enables the competent authorities of India and Brunei Darussalam to provide assistance through exchange of information that is foreseeably relevant to the administration and enforcement of the domestic laws of the two countries concerning taxes covered by this Agreement.

2. The information received under the Agreement shall be treated as confidential and may be disclosed only to persons or authorities (including courts or administrative bodies) concerned with assessment, collection, enforcement, prosecution or determination of appeals in relation to taxes covered under the Agreement. Information may be disclosed to any other person or entity or authority or jurisdiction with the prior written consent of the information sending country.

3. The Agreement also provides for automatic exchange of information between India and Brunei with respect to categories of cases.

4. The Agreement also enables assistance in collection of tax revenue claims between both countries.

5. The Agreement provides for Mutual Agreement Procedure for resolving any difference or for agreeing on procedures under the Agreement.

6. The Agreement shall enter into force on the date of notification of completion of the procedures.

Ministry of Finance

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