PRINCIPAL COMMISSIONER OF INCOME TAX-15 Vs. LIONBRIDGE TECHNOLOGIES (P.) LTD.
LAWS(BOM)-2018-12-184
HIGH COURT OF BOMBAY
Decided on December 03,2018

Principal Commissioner Of Income Tax-15 Appellant
VERSUS
Lionbridge Technologies (P.) Ltd. Respondents

JUDGEMENT

AKIL KURESHI,J. - (1.) Appeal under Section 260A of the Income Tax Act, 1961 (the Act), challenges the order dated 29th May, 2015 passed by the Income Tax Appellate Tribunal (the Tribunal). The impugned order dated 29th May, 2015 is in respect of Assessment Year 2007-08.
(2.) The Revenue urges the following question of law for our consideration: " Whether on the facts and in the circumstance of the case and in law, the Tribunal is correct in entertaining the objection that the assessment order is without jurisdiction null and void and unenforceable?"
(3.) Respondent-Assessee is engaged in the business of Design, Development and export of computer software and providing information technology enabled services.;


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