RAMAN AND COMPANY STATE OF TAMIL NADU Vs. GOVINDAN AND COMPANY
LAWS(SC)-1990-10-10
SUPREME COURT OF INDIA
Decided on October 30,1990

RAMAN AND COMPANY STATE OF TAMIL NADU Appellant
VERSUS
GOVINDAN AND COMPANY Respondents


Referred Judgements :-

GOVINDAN AND COMPANY VS. STATE OF TAMIL NADU [AFFIRMED]



Cited Judgements :-

LUCKY MILLS VS. STATE OF TAMIL NADU [LAWS(MAD)-1994-10-22] [REFERRED TO]
INDUSIND BANK LTD. VS. INTELLIGENCE INSPECTOR [LAWS(KER)-2013-5-130] [REFERRED TO]
C.T.O. VS. D.N. STEELS [LAWS(RAJ)-2010-1-87] [REFERRED TO]
ALPINE AGENCIES PVT. LTD. VS. COMMISSIONER OF VALUE ADDED TAX AND ORS. [LAWS(DLH)-2010-9-328] [REFERRED TO]
COMMISSIONER OF COMMERCIAL TAXES AND ORS. VS. CHITRAHAR TRADERS [LAWS(MAD)-2010-2-721] [REFERRED TO]
RAMA TRADING CO. VS. STATE OF HARYANA [LAWS(P&H)-2008-5-171] [REFERRED TO]
M/S.INDUS IND BANK LTD. VS. INTELLIGENCE INSPECTORT [LAWS(KER)-2013-5-18] [REFERRED TO]
GHERU LAL BAL CHAND VS. STATE OF HARYANA AND ANOTHER [LAWS(P&H)-2011-9-121] [REFERRED TO]
GHAZIABAD SHIP BREAKERS VS. COMMISSIONER OF CUS. (PREV.) [LAWS(CE)-2002-11-199] [REFERRED TO]


JUDGEMENT

- (1.)After hearing learned counsel for the parties, we do not find any merit in these appeals. The appeals are accordingly dismissed. There will be no order as to costs.
;


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