COMMISSIONER OF SALES TAX MAHARASHTRA STATE, MUMBAI Vs. SHOE BAZAR QUEEN
LAWS(BOM)-2017-4-239
HIGH COURT OF BOMBAY
Decided on April 28,2017

Commissioner Of Sales Tax Maharashtra State, Mumbai Appellant
VERSUS
Shoe Bazar Queen Respondents

JUDGEMENT

S. C. Dharmadhikari, J. - (1.) Sales Tax Reference No. 37 OF 2010 1. The Commissioner of Sales Tax filed applications styled as Reference Application Nos. 4 of 1998 and 99 to 105 of 2001 before the First Bench of the Maharashtra Sales Tax Tribunal at Mumbai.
(2.) These Reference Applications arose out of the judgment and order dated 10th October, 1997, in Second Appeal No. 188 of 1997 and the judgment and order dated 5th May, 2001 in Second Appeal Nos. 950 to 956 of 1999.
(3.) In the present Sales Tax Reference, we are concerned with the dealer M/s. Shoe Bazaar Queen, who shall be referred to, hereafter, as the original appellant.;


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