COMMISSIONER OF INCOME TAX Vs. H.C. CHANDNA (P) LTD.
LAWS(DLH)-2007-5-320
HIGH COURT OF DELHI
Decided on May 09,2007

COMMISSIONER OF INCOME TAX Appellant
VERSUS
H.C. Chandna (P) Ltd. Respondents

JUDGEMENT

- (1.)
(2.) THE Tribunal allowed all the four appeals and in respect of one of them [IT(SS) 49/Del/1997], the Revenue preferred Bench came to the conclusion that no substantial question of law had arisen in the matter. Accordingly, the appeal was dismissed.
(3.) INDEPENDENT of that decision we have examined the facts in the present appeals with regard to the substantial questions of law proposed by the Revenue. It appears that a search and seizure operation under s. 132 of the Act was conducted in the residential and business cancelled and blank bills. On the basis of this, an estimation was made of the income of the assessee for the asst. yr. 1996 -97 (there is no dispute for the prior period).;


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