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The Commissioner of Wealth-tax, Bombay City Ii, Bombay Vs. Shri Muljibhai Chhaganlal, Bombay. - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtMumbai High Court
Decided On
Case NumberS.T. Ref. No. 5 of 1966
Reported in(1976)5CTR(Bom)0208A
AppellantThe Commissioner of Wealth-tax, Bombay City Ii, Bombay
RespondentShri Muljibhai Chhaganlal, Bombay.
Excerpt:
- per desai, j. - counsel are agreed that questions nos. (1) & (3) are covered by the decision of the supreme court in : [1966]59itr767(sc) and may be answered in the affirmative and in favour of the assessee. questions (1) & (3) answered accordingly.counsel are also agreed that question no. (2) is covered by the decision of the supreme court reported in : [1968]69itr864(sc) and may be answered in the affirmative and in favour of the assessee. the question is answered accordingly.parties to bear their own costs of the reference.
Judgment:

Per Desai, J. - Counsel are agreed that questions Nos. (1) & (3) are covered by the decision of the supreme Court in : [1966]59ITR767(SC) and may be answered in the affirmative and in favour of the assessee. Questions (1) & (3) answered accordingly.

Counsel are also agreed that question No. (2) is covered by the decision of the Supreme Court reported in : [1968]69ITR864(SC) and may be answered in the affirmative and in favour of the assessee. The question is answered accordingly.

Parties to bear their own costs of the reference.


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