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Yamutai S. Kirloskar Vs. Commissioner of Gift-tax, Poona - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtMumbai High Court
Decided On
Case NumberGift Tax Appln. No. 5 of 1975
Judge
Reported in(1976)5CTR(Bom)392
ActsGift-Tax Act, 1958
AppellantYamutai S. Kirloskar
RespondentCommissioner of Gift-tax, Poona
Appellant AdvocateV.H. Patil, Adv.
Respondent AdvocateR.J. Joshi, Adv.
Excerpt:
- ordertulzapurkar, j.for the reasons stated in the judgment delivered in gift-tax application no. 6 of 1975 to-day, the rule is discharged with costs.
Judgment:
ORDER

Tulzapurkar, J.

For the reasons stated in the judgment delivered in Gift-tax Application No. 6 of 1975 to-day, the rule is discharged with costs.


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