VENUS WOOLLEN MILLS Vs. COMMISSIONER OF INCOME TAX
LAWS(IT)-2014-9-17
INCOME TAX APPELLATE TRIBUNAL
Decided on September 17,2014

Venus Woollen Mills Appellant
VERSUS
COMMISSIONER OF INCOME TAX Respondents

JUDGEMENT

T.R.Sood, Member (A) - (1.) THE appeal filed by the assessee is directed against the order dt. 28th March, 2013 of CIT -III, Ludhiana. In this appeal the assessee has raised the following grounds : "1. That the worthy CIT -III, Ludhiana has erred in assuming jurisdiction and issuing notice under s. 263 of the IT Act, 1961.
(2.) THAT the worthy CIT -III has erred in giving his finding that the assessment framed by the AO was erroneous and prejudicial to the interest of Revenue. That the worthy CIT -III has erred in not considering the facts that assessee maintained proper books of accounts which were thoroughly checked by the AO during the course of hearing and assessment was framed after thorough and detailed investigation and with due application of mind.
(3.) THAT the CIT -III has erred in rejecting the books of accounts as no specific defects were found in the books of account by him and also by the AO during the course of hearing which were properly maintained.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.