VIJAY VISHIN MEGHANI Vs. DEPUTY COMMISSIONER OF INCOME TAX CIRCLE
LAWS(BOM)-2017-9-157
HIGH COURT OF BOMBAY
Decided on September 19,2017

Vijay Vishin Meghani Appellant
VERSUS
DEPUTY COMMISSIONER OF INCOME TAX CIRCLE Respondents

JUDGEMENT

S. C. Dharmadhikari, J. - (1.) These two appeals arise out of the Tribunal's order refusing to condone the delay. The delay was in bringing the appeals to the Tribunal. The delay, as far as Income Tax Appeal No.508 of 2015 is concerned, computed by the Tribunal/Registry is of 2984 days. Similar is the position with regard to Income Tax Appeal No.493 of 2015 for the Assessment Year 1996-97 before us.
(2.) In the prior assessment year of 1994-95, Income Tax Appeal No.5418 and for the subsequent year 1996-97 Income Tax Appeal No.5419, both of 2011, were filed by an individual assessee in the Income Tax Appellate Tribunal, Bench at Mumbai.
(3.) The application seeking condonation of delay in both appeals, was taken up by the Tribunal together. Meaning thereby, the application for condonation of delay in both the appeals is disposed of by this common order dated 20-8-2014.;


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