TAMILNADU STATE MARKETING CORPN. LTD. Vs. DEPUTY COMMISSIONER OF INCOME TAX
LAWS(MAD)-2020-2-77
HIGH COURT OF MADRAS
Decided on February 26,2020

Tamilnadu State Marketing Corpn. Ltd. Appellant
VERSUS
DEPUTY COMMISSIONER OF INCOME TAX Respondents

JUDGEMENT

- (1.) The petitioner is the Tamil Nadu State Marketing Corporation Limited (TASMAC) and challenges an order of assessment dated 30.12.2019 for Assessment Year (AY) 2017-18, passed in terms of the Income Tax Act , 1961 (in short 'Act'). The assessment is assailed both on the alleged violation of the principles of the natural justice as well as on the merits of the disallowance made.
(2.) When the matter had come up for admission, this Court had passed an order after hearing Mr.Vijayaraghavan, learned counsel for the petitioner and Ms.Hema Muralikrishnan, learned Senior Standing Counsel for the respondents on 10.01.2020 restricting the scope of the Writ Petition only to the disallowance under Section 40(a)(iib) of the Act and relegating the petitioner to statutory appeal in respect of the other issues.
(3.) Today, learned counsel for the petitioner confirms that an appeal has been filed in respect of other issues arising from assessment and what is assailed in the Writ Petition are the violation of the principles of natural justice as well as the disallowance effected under Section 40(a)(iib) .;


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