THE COMMISSIONER OF INCOME TAX Vs. N.S.N. JEWELLERS PRIVATE LIMITED
LAWS(SC)-2016-3-39
SUPREME COURT OF INDIA
Decided on March 14,2016

THE COMMISSIONER OF INCOME TAX Appellant
VERSUS
N.S.N. Jewellers Private Limited Respondents

JUDGEMENT

Kurian Joseph, J. - (1.) We have heard learned Counsel for the parties.
(2.) Delay condoned.
(3.) Since the tax effect is below Rs. 25,00,000/ - (rupees twenty five lacs only) at the time of filing of the civil appeal, in view of the circular issued by the Central Board of Direct Taxes, this civil appeal is dismissed.;


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