STATE OF GUJARAT Vs. MORVI COTTON MERCHANTS INDUSTRIAL CORPORATION LTD
LAWS(SC)-1990-10-1
SUPREME COURT OF INDIA (FROM: GUJARAT)
Decided on October 25,1990

STATE OF GUJARAT Appellant
VERSUS
MORVI COTTON MERCHANTS' INDUSTRIAL CORPORATION LTD. Respondents




JUDGEMENT

- (1.)We have heard learned Counsel for the appellant. The Gujarat High Court in the order under appeal has found that knowledge of law in the facts and circumstances of this case could not be attributed to the assessee-respondent as in the first place the law was as found in an unreported decision of that High Court known as Monogram Mills case and on the other hand the assessee-respondent having treated kantan and patti to have been sold incidentally as part of baled cotton. On such view and basis the High Court advised the Sales Tax Tribunal to wipe out the penalty of Rs. 3,500 imposed on the respondent for three assessment years 1967, 1968 and 1969. The order of the High Court was passed way back in the year 1974. The sum being insignificant in the modern context we are not inclined to interfere in the decision of the High Court and in no way express any opinion as to the correctness thereof. In these circumstances we dismiss the appeal. There will be no order as to costs.
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