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Supreme Court of India
Commissioner Of Income-Tax vs Suresh Chandra Mittal on 26 July, 2001
Equivalent citations: (2001) 170 CTR SC 182, 2001 251 ITR 9 SC, (2003) 11 SCC 729
Bench: S Bharucha, Y Sabharwal, B Kumar

ORDER

1. We have read the order of the High Court (see [2000] 241 ITR 124) and the statement of case. Given the facts and circumstances, we do not think that any interference with the order of the High Court is called for.

2. The civil appeals are dismissed.

3. No order as to costs.