ARUN MALIK Vs. COMMISSIONER OF INCOME TAX
LAWS(DLH)-2007-8-267
HIGH COURT OF DELHI
Decided on August 13,2007

ARUN MALIK Appellant
VERSUS
COMMISSIONER OF INCOME TAX Respondents

JUDGEMENT

- (1.) EXEMPTION allowed subject to all just exceptions.
(2.) CM stands disposed of accordingly. CM No. 10781/2007
(3.) EVEN though the application is extremely vaguely worded, we condone the delay in refiling the appeal. Cm stands disposed of accordingly,;


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