COMMISSIONER OF INCOME TAX (EXEMPTION), DELHI Vs. DELHI BUREAU OF TEXT BOOKS
LAWS(SC)-2020-1-160
SUPREME COURT OF INDIA
Decided on January 14,2020

Commissioner Of Income Tax (Exemption), Delhi Appellant
VERSUS
Delhi Bureau Of Text Books 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(3.)The special leave petition(s) and pending applications are dismissed as withdrawn, leaving question(s) of law open.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.