DARASHAW AND COMPANY PVT LTD Vs. DEPUTY COMMISSIONER OF INCOMETAX
LAWS(BOM)-2017-9-129
HIGH COURT OF BOMBAY
Decided on September 01,2017

Darashaw And Company Pvt Ltd Appellant
VERSUS
DEPUTY COMMISSIONER OF INCOMETAX Respondents

JUDGEMENT

- (1.) Rule. By consent rule is made returnable forthwith.
(2.) Respondents waive service.
(3.) The writ petition is directed against order passed by the Income Tax Appellate Tribunal Bench at Mumbai dated 12th June, 2013.;


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