ANSAL HOUSING AND CONSTRUCTION LIMITED Vs. STATE OF UTTAR PRADESH
LAWS(SC)-2016-3-61
SUPREME COURT OF INDIA (FROM: ALLAHABAD)
Decided on March 09,2016

ANSAL HOUSING AND CONSTRUCTION LIMITED Appellant
VERSUS
STATE OF UTTAR PRADESH Respondents

JUDGEMENT

- (1.) We have heard learned counsel for the parties.
(2.) Leave granted.
(3.) The short issue raised in these appeals pertains to the stamp duty payable by the developer and the allottees under Sections 33/47(A) of the Indian Stamp Act, 1899.;


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