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Section 256(2) in The Income- Tax Act, 1995
Citedby 61 docs - [View All]
Drizzle Marketing P. Ltd., Mumbai vs Assessee on 22 May, 2002
Leela Impex, Mumbai vs Assessee on 24 October, 2008
Rr Industries Ltd., Chennai vs Department Of Income Tax on 8 November, 2011
Halwasiya Development Pvt. ... vs Assessee on 31 March, 2015
Mudhol Land Holding Company Pvt. ... vs Assessee on 28 August, 2014

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Supreme Court of India
Shambhu Investment (P) Ltd. vs Cit on 21 January, 2003
Equivalent citations: 2003 129 TAXMAN 70 SC

ORDER We have heard the learned counsel for the parties.

2. We see no reason to interfere with the conclusion arrived at by the High Court on the question as framed under section 256(2) of the Income Tax Act, 1961. The civil appeals are accordingly dismissed. There shall be no order as to costs.

2. We see no reason to interfere with the conclusion arrived at by the High Court on the question as framed under section 256(2) of the Income Tax Act, 1961. The civil appeals are accordingly dismissed. There shall be no order as to costs.