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income-tax Officer, TuticorIn Vs. T. S. Devinatha Nadar and Others. - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtSupreme Court of India
Decided On
Case NumberCivil Appeals Nos. 2154 to 2158 of 1966 (Appeal by special leave from the judgment and order of the
Reported in[1968]68ITR252(SC)
Appellantincome-tax Officer, Tuticorin
RespondentT. S. Devinatha Nadar and Others.
Excerpt:
- order. - in accordance with the opinion of the majority the appeals are allowed, the judgment and order of the high court of madras are set aside and the orders of rectification passed by the income-tax officer are held to be effective and binding on the respondents. in the circumstances there will be no order as to costs of these appeals.appeals allowed.
Judgment:
ORDER

. - In accordance with the opinion of the majority the appeals are allowed, the judgment and order of the High Court of Madras are set aside and the orders of rectification passed by the Income-tax Officer are held to be effective and binding on the respondents. In the circumstances there will be no order as to costs of these appeals.

Appeals allowed.


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