COMMISSIONER OF INCOME TAX NEW DELHI Vs. HYOSUNG CORPORATION AND ANOTHERS
LAWS(SC)-2016-12-118
SUPREME COURT OF INDIA
Decided on December 16,2016

Commissioner Of Income Tax New Delhi Appellant
VERSUS
Hyosung Corporation And Anothers Respondents

JUDGEMENT

- (1.) Heard the learned counsel for the petitioner and perused the relevant material.
(2.) Delay condoned.
(3.) Exemption from filing certified copy of the impugned judgment is granted.;


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