COMMISSIONER OF INCOME TAX Vs. GOLANI BROTHERS
LAWS(BOM)-2017-8-199
HIGH COURT OF BOMBAY
Decided on August 29,2017

COMMISSIONER OF INCOME TAX Appellant
VERSUS
Golani Brothers Respondents

JUDGEMENT

S.C. Dharmadhikari, J. - (1.) All these appeals filed by the Revenue and by the assessee were placed before a Bench of this Court at Aurangabad. They were heard extensively and on 31/02/003 the Bench of this Court at Aurangabad passed an order allowing both set of appeals partially and quashing and setting aside the Tribunal's order impugned in both of them. The Division Bench confirmed the Assessing Officer's order determining the tax liability of the assessee for the block period pursuant to search and seizure operation.
(2.) Aggrieved and dissatisfied with such a Judgment and Order of this Court in these appeals, especially aggrieved by the allowing of the Revenue's appeals in part and dismissal of the assessee's appeals in part, Civil Appeal No.57625771 of 2005 was filed in the Hon'ble Supreme Court of India.
(3.) Pertinently, the above appeals were by the assessee. By a common order passed on 15/9/2005, the Judgment of the High Court was set aside. The Judgment of the High Court was set aside on the simple ground that the High Court did not frame the substantial questions of law which arose for consideration in the appeal, as required by Section 260A of the Income Tax Act, 1961 (for short, "the I.T. Act, 1961")).;


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