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Garlick and Company Private Limited Vs. Joint Commercial Tax Officer, Mount Road Ii Division - Court Judgment

LegalCrystal Citation
SubjectSales Tax
CourtChennai High Court
Decided On
Case Number Writ Petition No. 2513 of 1967
Judge
Reported in[1968]22STC209(Mad)
AppellantGarlick and Company Private Limited
RespondentJoint Commercial Tax Officer, Mount Road Ii Division
Appellant Advocate C.S. Chandrasekhara Sastry, Adv.
Respondent Advocate The Adv.-General for Special Government Pleader
Excerpt:
- order that this order be punctually observed and carried into execution by all concerned.3. after notice, the matter relating to stay came up before the supreme court again and by an order dated 18th july, 1967, the supreme court said :the application for stay above-mentioned being called on for hearing before this court on the 18th day of july, 1967, upon hearing counsel for the parties and upon the advocate-general, madras, undertaking on behalf of the state of madras that the state shall not collect the tax which remains to be collected from the respondent herein pending the hearing and final disposal by the court of the appeal above-mentioned this court doth record the said undertaking and subject thereto doth
Judgment:
ORDER

that this order be punctually observed and carried into execution by all concerned.

3. After notice, the matter relating to stay came up before the Supreme Court again and by an order dated 18th July, 1967, the Supreme Court said :

The application for stay above-mentioned being called on for hearing before this Court on the 18th day of July, 1967, upon hearing counsel for the parties and upon the Advocate-General, Madras, undertaking on behalf of the State of Madras that the State shall not collect the tax which remains to be collected from the respondent herein pending the hearing and final disposal by the Court of the appeal above-mentioned THIS COURT DOTH RECORD the said undertaking and subject thereto DOTH


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