COMMISSIONER, BELGAUM URBAN DEVELOPMENT AUTHORITY Vs. COMMISSIONER OF INCOME TAX AND ORS.
LAWS(SC)-2016-2-152
SUPREME COURT OF INDIA
Decided on February 12,2016

Commissioner, Belgaum Urban Development Authority Appellant
VERSUS
COMMISSIONER OF INCOME TAX AND ORS. Respondents

JUDGEMENT

- (1.) While issuing notice in these appeals, the following order was passed on February 22, 2010: "Issue notice as to why the matters should not be remitted. In the impugned order, no reasons have been given by the High Court. Hence, matters need to be sent back. This is prima facie opinion." In view of the said position reflected in the aforesaid order, Learned Counsel for the Respondent was confronted therewith. He submitted that he has no objection if the matters are remitted to the High Court for fresh consideration.
(2.) The impugned orders passed by the High Court are, accordingly, set aside and all these cases are remitted back to the High Court for deciding the issue afresh by giving detailed reasons after hearing the counsel for the parties. The appeals are disposed of accordingly.;


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