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Smt. Dayawanti Thr. Smt. Sunita Gupta vs.commissioner of Income Tax - Court Judgment

LegalCrystal Citation
CourtDelhi High Court
Decided On
AppellantSmt. Dayawanti Thr. Smt. Sunita Gupta
RespondentCommissioner of Income Tax
Excerpt:
.....ravindra bhat % the appeals lack merit and are accordingly dismissed. for detailed decision, the judgment dated 27.10.2016 in ita3572015 may be referred to. october27 2016 s. ravindra bhat (judge) deepa sharma (judge) ita3582015 & connected matters page 2
Judgment:

* + + + + + + IN THE HIGH COURT OF DELHI AT NEW DELHI Reserved on:

02. 09.2016 Pronounced on:

27. 10.2016 ITA3582015 ITA3592015 ITA5652015 ITA5662015 SMT. DAYAWANTI THROUGH SMT. SUNITA GUPTA (LEGAL HEIR) …………Appellant Versus COMMISSIONER OF INCOME TAX ……..Respondent ITA3602015 ITA3612015 AJAY GUPTA Versus ……Appellant COMMISSIONER OF INCOME TAX ……..Respondent Through: Sh. Salil Kapoor, Ms. Ananya Kapoor, Sh. Sumit Lal Chandani and Sh. Sanat Kapoor, Advocates, for the appellants Sh. Dileep Shivpuri, Sr. Standing Counsel with Sh. Sanjay Kumar, Jr. Standing Counsel, for revenue, in ITA3572015, 358/2015, 359/2015, 565/2015 & 566/2015. Sh. Anup Kumar Kesari, for Sh. Rahul Chaudhary, Sr. Standing Counsel, for revenue in ITA3602015 & 361/2015. CORAM: HON'BLE MR. JUSTICE S. RAVINDRA BHAT HON'BLE MS. JUSTICE DEEPA SHARMA ITA3582015 & connected matters Page 1 MR. JUSTICE S. RAVINDRA BHAT % The appeals lack merit and are accordingly dismissed. For detailed decision, the judgment dated 27.10.2016 in ITA3572015 may be referred to. OCTOBER27 2016 S. RAVINDRA BHAT (JUDGE) DEEPA SHARMA (JUDGE) ITA3582015 & connected matters Page 2


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