ASSTT COMMISIONER TRADE TAX Vs. GENERAL MANAGER B S NA L
LAWS(SC)-2006-3-81
SUPREME COURT OF INDIA
Decided on March 02,2006

ASSTT. COMMISSIONER, TRADE TAX Appellant
VERSUS
GENERAL MANAGER, B.S.N.L. Respondents

JUDGEMENT

- (1.)Leave granted in the special leave petitions.
(2.)Civil Appeals are disposed of in terms of the judgment delivered by us today in W.P. (C) No. 183/2003 etc. etc. titled Bharat Sanchar Nigam Ltd. and Anr. v. Union of India and Ors., 2006 282 ITR 273
(3.)Contempt petition is dismissed.


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