Posted On by &filed under Gujarat High Court, High Court.


Gujarat High Court
Commissioner vs Unknown on 20 December, 2010
Author: Y.R.Meena,&Nbsp;Honourable Mr.Justice J.C.Upadhyaya,&Nbsp;
   Gujarat High Court Case Information System 

  
  
    

 
 
    	      
         
	    
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TAXAP/706/2007	 1/ 1	ORDER 
 
 

	

 

IN
THE HIGH COURT OF GUJARAT AT AHMEDABAD
 

 


 

TAX
APPEAL No.706 of 2007
 

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

COMMISSIONER
OF INCOME TAX, AHMEDABAD - I - Appellant(s)
 

Versus
 

ARVIND
CLOTHING LTD. - Opponent(s)
 

====================================== 
Appearance
: 
MR MANISH R BHATT for
Appellant(s) : 1, 
None for Opponent(s) :
1, 
======================================
 
	  
	 
	  
		 
			 

CORAM
			: 
			
		
		 
			 

HONOURABLE
			THE CHIEF JUSTICE Y.R.MEENA
		
	
	 
		 
			 

 

			
		
		 
			 

and
		
	
	 
		 
			 

 

			
		
		 
			 

HONOURABLE
			MR.JUSTICE BANKIM N. MEHTA
		
	

 

Date
: 18/03/2008 

 

ORAL
ORDER

Heard
learned counsel for the appellant.

The
appeal is admitted in terms of the following question:

?SWhether
the Appellate Tribunal is right in law and on facts in deleting the
addition of Rs.4,72,986/- made u/s. 43B of the Act in respect of
provident fund paid after the due date but before the filing of
Income Tax Return?’

Issue
notice to the other side. Paper book be filed within three months.

List
the appeal for final hearing after three months.

(Y.

R. MEENA, C. J.)

(BANKIM
N. MEHTA, J.)

Rajendra

   

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