M/S.Blue Chips Mines & Indusries vs The Commercial Tax Officer on 16 December, 2009

Kerala High Court
M/S.Blue Chips Mines & Indusries vs The Commercial Tax Officer on 16 December, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 36321 of 2009(I)


1. M/S.BLUE CHIPS MINES & INDUSRIES,
                      ...  Petitioner

                        Vs



1. THE COMMERCIAL TAX OFFICER,
                       ...       Respondent

2. THE DEPUTY COMMISSIONER(APPEALS),

                For Petitioner  :SMT.S.K.DEVI

                For Respondent  : No Appearance

The Hon'ble MR. Justice C.K.ABDUL REHIM

 Dated :16/12/2009

 O R D E R
                    C.K.ABDUL REHIM, J.

                    ------------------------------
                  W.P.(C).No.36321 OF 2009
                    ------------------------------

          Dated this the 16th day of December, 2009


                        J U D G M E N T

———————-

1. Against Ext.P1 & P2 assessments pertaining to the

years 2005-06 and 2006-07, the petitioner had preferred

statutory appeals as evidenced from Ext.P3 & P4 before the 2nd

respondent. The appeals are filed along with petitions seeking

delay condonation. Stay petitions are also filed along with the

appeals. Since the matter is pending consideration and disposal

before the appellate authority, the writ petition is disposed of on

issuing necessary directions to that authority.

2. The 2nd respondent is directed to consider and pass

orders on Ext.P5 & P6 delay condonation petitions, after

affording an opportunity of hearing to the petitioner, as early as

possible, at any rate within a period of one month from the date

of receipt of a copy of this judgment. If the delay is condoned,

and appeals are admitted, the 2nd respondent shall consider and

pass orders on the stay applications filed as Ext.P7 & Ext.P8,

simultaneously. Till such time the respondents are directed to

keep in abeyance all steps for realisation of the amounts covered

under Ext.P1 & P2 .

W.P.(C).36321/09-I 2

3. If delay is condoned and the appeals are admitted, the

2nd respondent shall also take steps for disposal of the appeals at

the earliest, thereafter.

C.K.ABDUL REHIM, JUDGE.

okb

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