Skip to content


Commissioner of Income-tax Vs. Arya Vaidya Pharmacy (Cbe) Ltd. - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtChennai High Court
Decided On
Case NumberT.C.P. No. 554 of 1983
Judge
Reported in[1985]156ITR630(Mad)
ActsIncome Tax Act, 1961 - Sections 256(2)
AppellantCommissioner of Income-tax
RespondentArya Vaidya Pharmacy (Cbe) Ltd.
Excerpt:
- - 1. we are not satisfied that any question of law arises out of the order of the tribunal.v. ramaswami, j.1. we are not satisfied that any question of law arises out of the order of the tribunal. we dismiss this petition accordingly with costs. counsel's fee rs. 500.
Judgment:

V. Ramaswami, J.

1. We are not satisfied that any question of law arises out of the order of the Tribunal. We dismiss this petition accordingly with costs. Counsel's fee Rs. 500.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //