COMMISSIONER OF INCOME TAX Vs. DEWAN STEELS LTD.
LAWS(DLH)-2007-7-297
HIGH COURT OF DELHI
Decided on July 13,2007

COMMISSIONER OF INCOME TAX Appellant
VERSUS
Dewan Steels Ltd. Respondents

JUDGEMENT

- (1.) HEARD learned counsel for the Revenue.
(2.) ALTHOUGH there is some delay in refiling the appeal, we condone it. The application is allowed.
(3.) CM stands disposed of. Ita No. 559/2007 No. 398/Del/2000 and CO No. 239/Del/2003 relevant for the asst. yr. 1996 -97.;


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