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Amma B. Parekh, Bhavnagar v/s The Income Tax Officer

    ITA. No. 2729/AHD of 2016

    Decided On, 24 October 2018

    At, Income Tax Appellate Tribunal Ahmedabad

    By, THE HONOURABLE MR. MAHAVIR PRASAD
    By, JUDICIAL MEMBER & THE HONOURABLE MR. AMARJIT SINGH
    By, ACCOUNTANT MEMBER

    For the Appellant: None. For the Respondent: Mudit Nagpal, Sr. D.R.



Judgment Text

Mahavir Prasad, Judicial Member:

1. This appeal by the Assessee is directed

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against the order of the Ld. CIT(A)-6, Ahmedabad dated 26.02.2016 pertaining to A.Y. 2009-10.

2. On the date of hearing i.e. on 12-10-2018, none appeared on behalf of Assessee nor an adjournment application was filed on behalf of the Assessee though the notice fixing the date of hearing was served on Assessee, which indicates that the assessee is not interested in prosecuting the appeal, therefore, following the decision of ITAT Delhi Bench in the case of CIT Vs Multiplan India (Pvt.) Ltd., 38 ITD 320 (Del), we dismiss the appeal of the assessee in limine. The assessee shall however be at liberty to approach the Tribunal for recalling of this order, if prevented by sufficient cause for non-appearance on the date of hearing.

3. In the result, the appeal filed by the Assessee is dismissed.

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