DY COMMISSIONER OF WEALTH TAX Vs. BRILLIANT ESTATE LIMITED
LAWS(IT)-2008-3-4
INCOME TAX APPELLATE TRIBUNAL
Decided on March 19,2008

Appellant
VERSUS
Respondents

JUDGEMENT

M.L. Gusia, Accountant Member - (1.) THIS order shall dispose of the above appeals of the assessee as well as the Departmental appeals for the assessment years 1997-98 and 1998-99.
(2.) We have heard the ld. Representatives of both the parties and have gone through the findings of the authorities below and material available on record. W.T.A. Nos. 5/Ind/05 and 6/Ind/05 are the appeals of the assessee, which were earlier dismissed for default. The same were restored while allowing Misc. Application Nos. 56/Ind/2007 & 57/Ind/2007 vide order dated 22.2.2008/
(3.) THESE were, therefore, refixed for hearing. Since these are the appeals of quantum and the Department's appeals are with regard to the penalty in the same matter in issue, therefore, we propose to decide quantum appeals as under. W.T.A. Nos. 5 & 6/Ind/2005 (Assessee's Appeals):;


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