COMMISSIONER OF INCOME TAX Vs. ZEE ENTERTAINMENT ENTERPRISES LTD.
LAWS(SC)-2020-1-154
SUPREME COURT OF INDIA
Decided on January 06,2020

COMMISSIONER OF INCOME TAX Appellant
VERSUS
Zee Entertainment Enterprises Ltd. Respondents

JUDGEMENT

- (1.)Learned counsel for the petitioner, on instructions, issued by the Department of Revenue, Ministry of Finance vide F. No.390/Misc./H6/2017-JC dated 22.08.2019, seeks permission to withdraw this Special Leave Petition along with pending applications therein due to low tax effect.
(2.)Permission granted, subject to just exceptions.
(3.)The special leave petition and pending applications are dismissed as withdrawn, leaving question of law open.
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