COMMISSIONER OF INCOME TAX Vs. HONDA SIEL POWER PRODUCTS LTD.
LAWS(DLH)-2007-8-243
HIGH COURT OF DELHI
Decided on August 30,2007

COMMISSIONER OF INCOME TAX Appellant
VERSUS
HONDA SIEL POWER PRODUCTS LTD. Respondents

JUDGEMENT

R.S.MURALIDHAR, J. - (1.) PASSED by the Income -tax Appellate Tribunal, Delhi Bench 'C' Delhi ('Tribunal') in ITA No. 3539/Del/1999 for the asst. yr. 1992 -93.
(2.) ADMIT .
(3.) THE following substantial questions of law arise for consideration : "(a) Whether the Tribunal was correct in law in holding that the payment of Rs. 23,21,865 made by the assessee as an advance to the suppliers for manufacturing tools and dies was a revenue expenditure ? (b) Whether the Tribunal was correct in law in allowing deduction of Rs. 41.30 lakhs being provision made by the assessee estimating the expenditure on foreign trips by its dealers under the holiday incentive scheme and negativing the contention of the Revenue that this was contingent liability - Printing of paper books is dispensed with. With the consent of learned counsel for the parties, the appeal is finally heard.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.