DIRECTOR OF INCOME TAX Vs. SEDCO FOREXINTERNATIONAL DRILLING INC.
LAWS(UTN)-2012-7-21
HIGH COURT OF UTTARAKHAND
Decided on July 30,2012

DIRECTOR OF INCOME TAX Appellant
VERSUS
Sedco Forexinternational Drilling Inc. Respondents

JUDGEMENT

- (1.) Considering the averments made in Delay Condonation Appln. No. 5865 of 2010 in preferring the IT Appeal No. 27 of 2010 and being satisfied that sufficient grounds have been made out for delay, we allow the said application. By consent of the parties, IT Appeal Nos. 25 of 2010, 26 of 2010, 28 of 2010, 29 of 2010 and 22 of 2011 are treated on the day's list.
(2.) In IT Appeal No. 22 of 2011, since the respondents are present, we have proceeded, as if service has been effected upon the respondents.
(3.) The sole question involved in these appeals is : Whether the tax paid by the employer on the salaries/remunerations of the employees would constitute non-monetary benefits and, as such, the same would be exempted under s. 10(10CC) of the IT Act ?;


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