COMMISSIONER OF INCOME TAX, TDS-2, MUMBAI Vs. DISNEY BROADCASTING
LAWS(SC)-2020-1-158
SUPREME COURT OF INDIA
Decided on January 06,2020

Commissioner Of Income Tax, Tds-2, Mumbai Appellant
VERSUS
Disney Broadcasting 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(3.)The special leave petition and pending applications are dismissed as withdrawn, leaving question of law open
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.