THE COMMISSIONER OF INCOME TAX Vs. M/S. J.P. MORGAN INDIA PVT. LTD.
LAWS(BOM)-2017-7-411
HIGH COURT OF BOMBAY
Decided on July 07,2017

THE COMMISSIONER OF INCOME TAX Appellant
VERSUS
M/S. J.P. Morgan India Pvt. Ltd. Respondents

JUDGEMENT

- (1.) This appeal pertains to Assessment Year 2002-03.
(2.) The appellant assails the order passed by the Tribunal to the extent it confirmed the order of the Commissioner with regard to deletion of an amount of Rs. 74,79,266/-.
(3.) Mr. Malhotra, the learned Counsel for the appellant strenuously contends that the appellant is engaged in the business of merchant banking, stock broking and dealing in other securities and in providing related financial and advisory services.;


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