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The Commissioner of Sales Tax Vs. Shah and Sanghavi - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtMumbai High Court
Decided On
Case NumberS.T. Ref. No. 32 of 1973
Judge
Reported in(1976)5CTR(Bom)387
ActsBombay Sales Tax Act, 1959
AppellantThe Commissioner of Sales Tax
RespondentShah and Sanghavi
Appellant AdvocateK.P. Hariami, Adv.
Respondent AdvocateB.C. Joshi, Adv.
Excerpt:
- orderkania, j.1. mr. joshi states that in view of the judgment which we have just delivered in sales tax reference no. 12 of 1971 the correctness of which he does not wish to dispute in this reference, the question referred to us must be answered in the affirmative. the question referred is, therefore, answered in the affirmative. there will be no order as to costs.
Judgment:
ORDER

Kania, J.

1. Mr. Joshi states that in view of the judgment which we have just delivered in Sales Tax Reference No. 12 of 1971 the correctness of which he does not wish to dispute in this reference, the question referred to us must be answered in the affirmative. The question referred is, therefore, answered in the affirmative. There will be no order as to costs.


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