DIRECTOR OF INCOME TAX EXEMPTION Vs. ANGREJI HATAO NIDHI
LAWS(DLH)-2007-7-77
HIGH COURT OF DELHI
Decided on July 31,2007

DIRECTOR OF INCOME TAX (EXEMPTION) LAXMI NAGAR, NEW DELHI Appellant
VERSUS
ANGREJI HATAO NIDHI Respondents

JUDGEMENT

MADAN B.LOKUR, J. - (1.) After hearing learned counsel for the parties, we admit this appeal filed under Section 260-A of the Income Tax Act, 1961.
(2.) The following substantial question of law arises for consideration: - "Whether the Income Tax Appellate Tribunal was correct in law in treating the donation of Rs.10 lakhs given by the U.P. Government to the Assessee as a corpus fund and thereby allowing exemption to the Assessee under Section 11(1) of the Income Tax Act, 1961 on such income""
(3.) Filing of the paper book is dispensed with.;


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