VISVESVARAYA TECHNOLOGICAL UNIVERSITY Vs. ASSISTANT COMMISSIONER OF INCOME TAX
LAWS(SC)-2016-8-166
SUPREME COURT OF INDIA
Decided on August 23,2016

Visvesvaraya Technological University Appellant
VERSUS
ASSISTANT COMMISSIONER OF INCOME TAX Respondents

JUDGEMENT

- (1.) These Review Petitions have been filed against the judgment dated 22nd April, 2016 whereby the appeals were dismissed.
(2.) Prayer for oral hearing is rejected.
(3.) We have perused the Review Petitions as well as the grounds in support thereof. In our opinion, no case for review of judgment dated 22nd April, 2016 is made out. Consequently, the review petitions are dismissed.;


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