COMMISSIONER OF INCOME TAX Vs. CAPITAL FLOUR MILLS PVT LTD
LAWS(DLH)-2007-7-26
HIGH COURT OF DELHI
Decided on July 25,2007

COMMISSIONER OF INCOME TAX DELHI-I, NEW DELHI Appellant
VERSUS
CAPITAL FLOUR MILLS PVT. LTD Respondents

JUDGEMENT

MADAN B. LOKUR, J. - (1.) This appeal is consequential to and dependant upon the decision in ITA No.112/2006 (Commissioner of Income Tax v. M/s Capital Flour Mills Pvt. Ltd.).
(2.) Since we find that the view taken by the Tribunal, which is the subject matter of ITA No.112/2006, cannot be faulted with, there is no merit in this appeal.
(3.) No substantial question of law arises for consideration. Dismissed.;


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