MAYUR WOVENS PVT LTD Vs. INCOME TAX OFFICER
LAWS(GJH)-2014-7-79
HIGH COURT OF GUJARAT
Decided on July 08,2014

Mayur Wovens Pvt Ltd Appellant
VERSUS
INCOME TAX OFFICER Respondents

JUDGEMENT

M.R.SHAH, J. - (1.) RULE . Ms. Mauna Bhatt, learned advocate waives service of notice of rule on behalf of the respondents in both the petitions.
(2.) IN the facts and circumstances of the case and with the consent of the learned advocates appearing on behalf of the respective parties, both the petitions are taken up for final hearing today. As common question of law and facts arise in both these petitions, they are disposed of by this common judgment and order.
(3.) IN both these petitions the common petitioner -assessee has challenged the initiation of the re -assessment proceedings under Section 148 of the Income Tax Act (hereinafter referred to as 'the Act').;


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