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


Allahabad High Court
The Commissioner Of Income Tax vs Shri Aditya Agrawal on 4 August, 2010
Court No. - 37

Case :- INCOME TAX APPEAL No. - 524 of 2007

Petitioner :- The Commissioner Of Income Tax
Respondent :- Shri Aditya Agrawal
Petitioner Counsel :- R.K.Upadhyaya

Hon'ble Rajes Kumar,J.

Hon’ble Bharati Sapru,J.

On the appreciation of the evidence on record the Tribunal has
confirmed the order of the CIT (Appeals), accepted the cash credit
and deleted the addition. The finding of the Tribunal is finding of
fact. No substantial question of law arises from the order of the
Tribunal. The appeal fails and is dismissed.

Order Date :- 4.8.2010
OP


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