Main Search Premium Members Advanced Search Disclaimer
Cites 1 docs
Section 55 in The Bihar Value Added Tax Act, 2005

User Queries
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Allahabad High Court
M/S Dulari Enterprises vs Assistant Commissioner, Sale Tax ... on 6 July, 2010
Court No. - 37

Case :- WRIT TAX No. - 867 of 2010

Petitioner :- M/S Dulari Enterprises
Respondent :- Assistant Commissioner, Sale Tax And Another
Petitioner Counsel :- Deepak Kr. Srivastava
Respondent Counsel :- C.S.C.

Hon'ble Rajes Kumar,J.

Hon'ble Bharati Sapru,J.

By means of the present writ petition, the petitioner has challenged the order dated 7.9.2009 passed by the Assistant Commissioner, Sales-Tax Khand-2, Moradabad rejecting the application under section 30 of the Act for the assessment year, 2006-2007, Annexure-6 to the writ petition. The petitioner has an alternative remedy by way of appeal under section 55 of the Value Added Tax Act.

The writ petition is, accordingly, dismissed on the ground of alternative remedy. However, in case, if the petitioner files an appeal, Appellate Authority is directed to decide the appeal expeditiously in accordance to law.

Order Date :- 6.7.2010 VS.