M/S. NOVO NORDISK PHARMA INDIA LTD. Vs. COMMISSIONER OF INCOME TAX & ANR.
LAWS(SC)-2016-9-118
SUPREME COURT OF INDIA
Decided on September 21,2016

M/s. Novo Nordisk Pharma India Ltd. Appellant
VERSUS
COMMISSIONER OF INCOME TAX And ANR. Respondents

JUDGEMENT

Anil R. Dave, J. - (1.) - Leave granted.
(2.) It is a fact that the assessee was not heard when the impugned judgment was delivered. We note the fact that even the review petition filed by the appellant before the High Court was also rejected.
(3.) In the circumstances, the impugned judgment is set aside and the matters are remitted to the High Court for hearing afresh.;


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