DIRECTOR OF INCOME TAX Vs. SIR SOBHA SINGH CHARITABLE TRUST
LAWS(DLH)-2007-5-324
HIGH COURT OF DELHI
Decided on May 18,2007

DIRECTOR OF INCOME TAX Appellant
VERSUS
Sir Sobha Singh Charitable Trust Respondents

JUDGEMENT

- (1.) THE following question of law has been referred for our opinion under s. 256(1) of the IT Act, 1961 : "Whether on the facts and in the circumstances of the case, the Tribunal was right in law in holding that the provisions of s. 13(2)(h) were not applicable to the assessee and thereby exempting the assessee from tax under s. 11 of the IT Act, 1961 in respect of the income arising to it from shares and property donated by Sir Sobha Singh -
(2.) THE admitted position is that in view of the decision of this Court in CIT vs. Sir Sobha Singh Public Charitable Trust (2001) 167 CTR (Del) 358 : (2001) 250 ITR 475 (Del), the question of law is required to be answered in the affirmative, in favour of the assessee and against the Revenue.
(3.) THE reference is disposed of accordingly.;


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