COMMISSIONER OF INCOME TAX Vs. HONDA SIELPOWER PRODUCTS LTD.
LAWS(DLH)-2007-7-305
HIGH COURT OF DELHI
Decided on July 03,2007

COMMISSIONER OF INCOME TAX Appellant
VERSUS
Honda Sielpower Products Ltd. Respondents

JUDGEMENT

- (1.) THE issue raised in the present appeal is with regard to the increased claim of depreciation under s. 43A of the IT Act, 1961 on the increased liability due to foreign exchange rate fluctuation on the last date of the previous year.
(2.) A Division Bench of this Court in CIT vs. Woodward Governor India (P) Ltd. (2007) 162 Taxman 60 (Del) has held that the assessee is entitled to the claim of depreciation.
(3.) UNDER the circumstances, no substantial question of law arises and the appeal is dismissed.;


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