COMMISSIONER OF INCOME TAX Vs. GLOBAL CAPITAL LIMITED
LAWS(DLH)-2007-5-230
HIGH COURT OF DELHI
Decided on May 30,2007

COMMISSIONER OF INCOME TAX DELHI-IV, NEW DELHI Appellant
VERSUS
GLOBAL CAPITAL LIMITED Respondents

JUDGEMENT

V.B.GUPTA, J. - (1.) Admit.
(2.) In the present appeal, Revenue has raised two issues for our consideration. The first issue is as to whether the Income Tax Appellate Tribunal (for short as 'Tribunal') rightly allowed deduction of Rs.10,92,750/- to the Assessee on account of bad debts under Section 36(1)(vii) of the Income Tax Act, 1961 (for short as 'Act').
(3.) The second issue is as to whether the Tribunal was correct in law in allowing deduction of remuneration of Rs.4,52,833/- paid by the Assessee to Shri. Neeraj Kanwar despite the fact that Assessee had not established rendering of services by Shri. Neeraj Kanwar for the purposes of business of the Assessee company.;


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