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Asst vs Unknown on 19 April, 2011

Gujarat High Court
Asst vs Unknown on 19 April, 2011
Author: Akil Kureshi,&Nbsp;Ms Gokani,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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TAXAP/2448/2009	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

TAX
APPEAL No. 2448 of 2009
 

 
=================================================
 

ASST.
COMMISSIONER OF INCOME TAX - Appellant(s)
 

Versus
 

SOFTGENIE
LTD - Opponent(s)
 

================================================= 
Appearance
: 
MR
KM PARIKH for Appellant(s) : 1, 
None for Opponent(s) :
1, 
=================================================
 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			MR.JUSTICE AKIL KURESHI
		
	
	 
		 
			 

 

			
		
		 
			 

and
		
	
	 
		 
			 

 

			
		
		 
			 

HONOURABLE
			MS JUSTICE SONIA GOKANI
		
	

 

 
 


 

Date
: 19/04/2011 

 

ORAL
ORDER

(Per
: HONOURABLE MR.JUSTICE AKIL KURESHI)

Tax
Appeal is admitted for consideration of following substantial
question of law:-

“Whether ,
on the facts and in the circumstances of the case, the learned ITAT
was right in law in deleting the addition of Rs.32,56,777/- claimed
as capital expenditure on rental premises incurred by the assessee?”

(Akil
Kureshi, J. )

(Ms.

Sonia Gokani, J.)

sudhir

   

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