ATIKUR RAHMAN Vs. UNION OF INDIA AND 3 ORS
LAWS(GAU)-2018-11-51
HIGH COURT OF GAUHATI
Decided on November 19,2018

Atikur Rahman Appellant
VERSUS
Union Of India And 3 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. S. Chamaria, learned counsel for the petitioner. Also heard Mr. S. Saikia, learned counsel appearing for the Income Tax Department.
(2.) A demand notice under Section 156 of the Income Tax Act, 1961 dated 29.12.2017 was served on the petitioner by the Assessing Officer. As per the said demand notice, the petitioner is required to pay an amount of Rs.1,50,14,910/- as income tax for the assessment year 2015-16. Against the said demand notice, the petitioner filed an appeal before the Commissioner of Income Tax Appeal which was given an Acknowledgment No. 37599120270118
(3.) The petitioner claims that along with the said appeal, he had also filed an application for stay of the demand before the Assessing Officer.;


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