COMMISSIONER OF INCOME TAX Vs. INDIAN TELEPHONE INDUSTRIES LIMITED
LAWS(SC)-1990-7-12
SUPREME COURT OF INDIA (FROM: KARNATAKA)
Decided on July 13,1990

COMMISSIONER OF INCOME TAX Appellant
VERSUS
INDIAN TELEPHONE INDUSTRIES LIMITED Respondents





Cited Judgements :-

COMMISSIONER OF INCOME TAX VS. KIRLOSKAR BROS LTD [LAWS(BOM)-1991-5-9] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. KELKAR S H AND CO PVT LIMITED [LAWS(BOM)-1991-3-56] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. DEVESH SINGH [LAWS(ALL)-2012-7-243] [REFERRED TO]


JUDGEMENT

- (1.)These appeals by the Revenue are against the Judgement of the Karnataka High court in COMMISSIONER OF INCOME TAX V/s. Indian Telephone Industries Ltd. In view of the subsequent amendment of sec. 35 of the Income-tax Act with retrospective operation, the appeals have to be allowed. We do so.
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