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M.Batcha Mohideen vs The Commercial Tax Officer on 27 May, 2009

Kerala High Court
M.Batcha Mohideen vs The Commercial Tax Officer on 27 May, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 13964 of 2009(M)


1. M.BATCHA MOHIDEEN,
                      ...  Petitioner

                        Vs



1. THE COMMERCIAL TAX OFFICER,
                       ...       Respondent

2. THE INTELLIGENCE OFFICER,

3. P.S.MANI, MUNNAR TRADERS, BAZAR,

4. PALANISWAMI, MUNNAR TRADERS,

5. KANAKARAJ, AYYAPPAN STORES,

6. MOHAN, ANANDAM STORES,

7. KAMARUDEEN,

8. S.P.THANKARAJ,

                For Petitioner  :SRI.K.REGHU KOTTAPPURAM

                For Respondent  : No Appearance

The Hon'ble MR. Justice P.R.RAMACHANDRA MENON

 Dated :27/05/2009

 O R D E R
                   P.R. RAMACHANDRA MENON, J.
               ........................................................................
                   W.P.(C) No. 13964 OF 2009
               .........................................................................
                         Dated this the 27th May, 2009


                                   J U D G M E N T

The learned counsel for the petitioner submits that the

entire liability has been discharged by the petitioner, which

statement is endorsed as correct from the part of the

respondents as well, as submitted by the learned Government

Pleader appearing for the respondents. Submission is recorded.

In the above facts and circumstances, all further

proceedings pursuant to Ext.P4 demand notice would stand

withdrawn. It is made clear that the petitioner will be at liberty

to claim apportionment of the liability from the other partners, if

available, in accordance with law.

P.R. RAMACHANDRA MENON,
JUDGE.

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