COMMISSIONER OF INCOME TAX Vs. SURENDER KALRA
LAWS(DLH)-2007-1-213
HIGH COURT OF DELHI
Decided on January 15,2007

COMMISSIONER OF INCOME TAX Appellant
VERSUS
Surender Kalra Respondents

JUDGEMENT

- (1.) CM No. 141 of 2007 (Exemption) Allowed, subject to all just exceptions.
(2.) CM stands disposed of. IT Appeal No. 38 of 2007
(3.) ASST . yr. 1991 -92, the Tribunal upheld the addition of Rs. 10,28,040 in the hands of the assessee but directed the AO not to recover tax, surcharge, if any and interest thereon attributable to such income. It appears that the assessee had already paid tax on this amount and we find from the order passed by the Tribunal firm in which the assessee was a partner.;


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