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


Allahabad High Court
M/S Threads (India) Ltd. vs The Commissioner, Commercial … on 29 January, 2010
Court No. - 33

Case :- SALES/TRADE TAX REVISION No. - 62 of 2010

Petitioner :- M/S Threads (India) Ltd.
Respondent :- The Commissioner, Commercial Tax, U.P. Lucknow
Petitioner Counsel :- Nikhil Agrawal,Bharat Ji Agrawal
Respondent Counsel :- C.S.C.

Hon'ble Bharati Sapru,J.

Subject to the deposit of 50% of the impugned demand
of penalty in the shape of security other than cash or
bank guarantee to the satisfaction of the assessing
authority, the impugned demand of penalty as raised by
the tribunal shall be kept in abeyance till 4.3.2010.

List this matter for admission on 4.3.2010.

Order Date :- 29.1.2010
rk


Leave a Reply

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

8 queries in 0.153 seconds.