ASSISTANT COMMISSIONER OF INCOME TAX 12(3) (2) & ORS. Vs. MARICO LIMITED
LAWS(SC)-2020-6-53
SUPREME COURT OF INDIA
Decided on June 01,2020

Assistant Commissioner Of Income Tax 12(3) (2) And Ors. Appellant
VERSUS
Marico Limited Respondents

JUDGEMENT

- (1.)Delay condoned.
(2.)In the present matter, the assessment order was passed on 30.01.2018 as regards the Assessment Year 2014-15.
(3.)According to the record, certain queries were raised by the Assessing Officer on 25.09.2017 during the assessment proceedings which were responded to by the Assessee vide letters dated 10.10.2017 and 21.12.2017.
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