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M/S. the Birla Cotton Spinning and Weaving Mills Company Ltd., Birla Lines, Subzimandi, Delhi Vs. the Union of India and ors. (C.W.P. No. 251 of 1971, 350 of 1972 and 278 of 1975). M/S. the Delhi Cloth and General Mills Co. Ltd., Delhi V. the Commissioner of Sales Tax, Delhi. (S.T. Ref. 1 of 1972). M/S. the Birla Cotton Spinning and Weaving Mills Ltd., Delhi V. the Commissioner of Sales Tax, Delhi. (S.T. Ref. No. 8 and 9 of 1973). - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtDelhi High Court
Decided On
Case NumberC.W.P. No. 251 of 1971, 350 of 1972 and 278 of 1975, S.T. Ref. 1 of 1972, 8 and 9 of 1973
Reported in(1976)5CTR(Del)259
AppellantM/S. the Birla Cotton Spinning and Weaving Mills Company Ltd., Birla Lines, Subzimandi, Delhi
RespondentThe Union of India and ors. (C.W.P. No. 251 of 1971, 350 of 1972 and 278 of 1975). M/S. the Delhi
Excerpt:
- ordert. v. r. tatachari, c.j. - for orders, see c.w.p. no. 214 of 1968. 1976 ctr (del.) 239
Judgment:
ORDER

T. V. R. Tatachari, C.J. - For orders, see C.W.P. No. 214 of 1968. 1976 CTR (Del.) 239


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