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Commissioner of Income Tax, West Bengal, Ii Calcutta Vs. Coal Shipment (P) Ltd. - Court Judgment

LegalCrystal Citation
CourtSupreme Court of India
Decided On
Judge
Reported in(1972)4SCC809; 1972(4)LC96(SC)
AppellantCommissioner of Income Tax, West Bengal, Ii Calcutta
RespondentCoal Shipment (P) Ltd.
Excerpt:
- h.r. khanna, j.— as the certificates granted by the high court in these appeals are not supported by any reason, the certificates are revoked. hence, these appeals are dismissed as not maintainable. there shall be no order as to costs in these appeals.
Judgment:

H.R. KHANNA, J.—

As the certificates granted by the High Court in these appeals are not supported by any reason, the certificates are revoked. Hence, these appeals are dismissed as not maintainable. There shall be no order as to costs in these appeals.


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