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M/S. Jonas Woodhead & Sons (India) Ltd. Madras Vs. The Commissioner of Income-Tax, Tamil Nadu Iii, Madras [1997] INSC 155 (11 February 1997)

S.C. AGRAWAL, G.B. PATTANAIK G.B. PATTANAIK, J.

ACT:

HEAD NOTE:

The question referred to the High Court by the Income- tax Tribunal under Section 256(1) of the Income Tax Act and answered by the High Court in favour of the revenue and against the assessee relates to the assessment years 1969- 70, 1970-71 and 1970-71 and 1971-72 and the identical matter was the subject matter of Civil Appeal Nos. 1575-76 of 1980 in relation to two earlier assessment years 1968-69 and 1969-70. In view of our decision in Civil Appeal Nos. 1575- 76 of 1980 these appeals are dismissed but in the circumstances without any order as to costs.

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