COMMISSIONER OF INCOME TAX, TDS Vs. OFFICIAL ASSIGNEE, HIGH COURT, MADRAS
LAWS(SC)-2020-1-159
SUPREME COURT OF INDIA
Decided on January 15,2020

Commissioner Of Income Tax, Tds Appellant
VERSUS
OFFICIAL ASSIGNEE, HIGH COURT, MADRAS Respondents

JUDGEMENT

- (1.)Learned counsel for the petitioner(s), on instructions issued by the Department of Revenue, Ministry of Finance vide F.No.390/Misc./116/2017-JC dated 22.08.2019, seeks permission to withdraw these special leave petition(s) along with pending applications therein due to low tax effect.
(2.)Permission granted, subject to just exceptions.
(3.)The special leave petition(s) and pending applications are dismissed as withdrawn, leaving question(s) of law open.
;


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