Posted On by &filed under Supreme Court of India.


Supreme Court of India
Commissioner Of Income-Tax And … vs Ranchi Club Ltd. on 1 August, 2000
Equivalent citations: 2001 247 ITR 209 SC
Bench: S Bharucha, S Quadri, N S Hegde


JUDGMENT

1. We have heard learned counsel for the appellant. We find no merit in the appeals.

2. The civil appeals are dismissed. No order as to costs.


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