COMMISSIONER OF INCOME TAX Vs. SHRI. DEEPAK KUMAR AGARWAL
LAWS(BOM)-2017-9-116
HIGH COURT OF BOMBAY
Decided on September 11,2017

COMMISSIONER OF INCOME TAX Appellant
VERSUS
Shri. Deepak Kumar Agarwal Respondents

JUDGEMENT

S.C.DHARMADHIKARI,J. - (1.) The Revenue has filed these Appeals challenging the order of the Income Tax Appellate Tribunal.
(2.) We would take the facts from Income Tax Appeal No. 1709 of 2014.
(3.) Though the name of the respondent assessee is distinct in each of these Appeals, it is agreed that the Revenue is proposing similar questions in all of them. These Appeals of the Revenue arise out of the order passed by the Tribunal and taking a view that the grounds raised are covered, in majority of the cases, by the earlier order of the Tribunal.;


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