COMMISSIONER OF INCOME TAX Vs. M/S. RELIANCE INDUSTRIES LTD.
LAWS(BOM)-2017-8-340
HIGH COURT OF BOMBAY
Decided on August 22,2017

COMMISSIONER OF INCOME TAX Appellant
VERSUS
M/S. Reliance Industries Ltd. Respondents

JUDGEMENT

VIBHA KANKANWADI,J. - (1.) This is a notice of motion seeking quashing and setting aside of an order passed by the Registrar/Prothonotary and Senior Master on 13.6.2013.
(2.) The notice of motion to set aside this order of the Registrar/Prothonotary and Senior Master is moved as belatedly as March 16, 2017.
(3.) We inquired from Mr. Malhotra, appearing in support of this notice of motion, as to why we should condone this enormous delay in moving this notice of motion, as also why we should allow the Department to now comply with the procedural rules and remove the defects and deficiencies in the appeal which has been lodged and filed in 2013.;


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