UOI Vs. M/S DEEPAK INTERNATIONAL LTD.
LAWS(SC)-2016-11-104
SUPREME COURT OF INDIA
Decided on November 18,2016

UOI Appellant
VERSUS
M/S Deepak International Ltd. Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) This Court, vide order dated 30.03.2015, has disposed of SLP (C) No. 9273 of 2013, along with other connected matters, with the following direction:- "Having seen the twin conditions and since 80HHC benefit is not available after 1.4.05, we are satisfied that cases of exporters having a turnover below and those above 10 cr. should be treated similarly. This order is in substitution of the judgment in Appeal."
(3.) Therefore, this appeal is also disposed of with the relief, as above.;


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