YAMAHA MOTOR INDIA P LTD Vs. ASSISTANT COMMISSIONER OF INCOME TAX
LAWS(IT)-2008-5-5
INCOME TAX APPELLATE TRIBUNAL
Decided on May 23,2008

Appellant
VERSUS
Respondents

JUDGEMENT

C.L. Sethi, J.M. - (1.) THESE two appeals have been filed by the assessee against two separate orders dt. 31st Feb., 2005 and 31st Jan., 2005 passed by the CIT(A) for the asst. yrs. 2000-01 and 2001-02.
(2.) The issue raised in these two appeals is common and identical based on similar facts, and, thus, these two appeals were heard together, and a common order is being passed for the sake of convenience. We shall first take the appeal pertaining to the asst. yr. 2000-01.
(3.) IN these appeals the only ground raised by the assessee is with regard to disallowance of Rs. 58,01,785 towards depreciation in respect of the assets discarded by the assessee during the year under consideration.;


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