COMMISSIONER OF INCOME TAX Vs. HERBALIFE INTERNATIONAL IND.
LAWS(DLH)-2007-1-206
HIGH COURT OF DELHI
Decided on January 10,2007

COMMISSIONER OF INCOME TAX Appellant
VERSUS
Herbalife International Ind. Respondents

JUDGEMENT

- (1.) 2664/Del/2004 relevant for the asst. yrs. 1999 -2000 and 2000 -01.
(2.) THE only issue that has been raised in this appeal filed under s. 260A of the IT Act, 1961 is with regard to the date of commencement of business of the assessee.
(3.) DOMINION Chemical Industries Ltd. (DCIL). The assessee is engaged in trading of health care and nutritional products as mentioned by it in its return of income. It had declared a total loss of about Rs. 24 lakhs which had been claimed to be carried forward as business loss. The Copies of these orders are available on record.;


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