COMMISSIONER OF TRADE AND TAXES DELHI Vs. CHALLENGER COMPUTER LTD.
LAWS(SC)-2016-11-142
SUPREME COURT OF INDIA
Decided on November 21,2016

Commissioner Of Trade And Taxes Delhi Appellant
VERSUS
Challenger Computer Ltd. Respondents

JUDGEMENT

- (1.) There is an inordinate delay of 229 days in filing the special leave petition and 52 days in refiling the same, for which no reasonable explanation has been given. The applications for condonation of delay are, accordingly, dismissed. Even otherwise, we do not find any merit in this special leave petition. The same is, accordingly, dismissed both on the ground of delay and merit.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.