GEOQUEST SYSTEMS B.V. Vs. DIRECTOR OF INCOME TAX (INTERNATIONAL TAXATION-I)
LAWS(AR)-2010-8-3
AUTHORITY FOR ADVANCE RULINGS
Decided on August 06,2010

GeoQuest Systems B.V. Appellant
VERSUS
Director of Income Tax (International Taxation -I) Respondents

JUDGEMENT

P.V. Reddi, J. (Chairman) - (1.) THE applicant is a company incorporated in the Netherlands. It is engaged in the business of supplying special purpose computer software to be used in the exploration and production of mineral oils. The applicant describes it as off -the -shelf software in the sense that the software is not prepared to suit the special requirements of a customer on the basis of the order placed by the customer. The details of the software supplied are furnished at page 4 of the application. We may refer to few of them: 1. Geoframe Run Time which is the entry point for geologists wanting to run various geoframe modules.
(2.) GEOFRAME Data Monitor which is used to access the functions and utilities for seismic map and interpretation functions. Isex suit with all functionalities. It is described as a geoframe seismic interpretation module.
(3.) ASAP (Automatic Surface Air Picking) which allows the tracking of one or more events within a seismic volume.;


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