SADHANA RAJENDRA JAIN Vs. CENTRAL BOARD OF DIRECT TAXES & ANR
LAWS(BOM)-2017-8-198
HIGH COURT OF BOMBAY
Decided on August 29,2017

Sadhana Rajendra Jain Appellant
VERSUS
Central Board Of Direct Taxes And Anr Respondents

JUDGEMENT

- (1.) This petition was placed before us on 14-8-2017 but due to paucity of time it could not be taken up on that day. It was adjourned to 21-8-2017.
(2.) On 21-8-2017, we noted the request of the petitioner's Advocate and in the presence of Mr. Walve passed the following order: "1. Let Mr. Walwe, who accepts notice on behalf of the Respondents, inform the Court as to whether the petitioner's application seeking condonation of delay in making payment of first installment under the Income Declaration Scheme of 2016 is disposed of or is still pending. The application stated to be made, a copy of which is at annexure "A" to the Petition, is dated 12th December, 2016. Let Mr. Walve inform us on the next date whether this application is disposed of or is still pending, depending upon which, we will issue the requisite further directions for its consideration. 2. List the matter on 29th August, 2017 for passing orders."
(3.) We specifically indicated to Mr. Walve that the application, copy of which is at AnnexureA to the petition, is dated 12-12-2016. There is no reason why the Revenue cannot inform this Court at least by the next date, which is today, whether this application is pending or disposed of and if it is still pending, when will it be taken up for consideration.;


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