COMMISSIONER, COMMERCIAL TAX, (EARLIER TRADE TAX) UTTARAKHAND Vs. M/S RAMA VISION LTD.
LAWS(UTN)-2013-6-123
HIGH COURT OF UTTARAKHAND
Decided on June 12,2013

Commissioner, Commercial Tax, (Earlier Trade Tax) Uttarakhand Appellant
VERSUS
M/S Rama Vision Ltd. Respondents

JUDGEMENT

Prafulla C. Pant, J. - (1.) Mr. K.P. Upadhyaya, learned Chief Standing Counsel for the State of Uttarakhand/revisionist.
(2.) None is present for the respondent.
(3.) This revision, preferred u/s 11(1) of U.P. Trade Tax Act, 1948 r/w Section 80 of Uttarakhand Value Added Tax Act, 2005, is directed against the order dated 24.04.2007 passed by the Commercial Tax Tribunal, Uttarakhand, Bench Haldwani, whereby the said Tribunal has allowed the second appeal no.10 of 2007 (Assessment Year 1994-1995) filed by the Assessee.;


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