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Asstt. Commissioner of Income Tax v/s Fis Global Business Solutions India Pvt. Ltd.

    Special Leave Petition (Civil) Diary No. 4174 of 2019

    Decided On, 25 February 2019

    At, Supreme Court of India

    By, THE HONOURABLE DR. JUSTICE D.Y. CHANDRACHUD & THE HONOURABLE MR. JUSTICE HEMANT GUPTA

    For the Appearing Parties: Aman Lekhi, ASG, Swarupama Chaturvedi, Vikrant Yadav, S. Chaturvedi, Parthiv Goswami, Advocates, Anil Katiyar, AOR.



Judgment Text

1. Delay condoned.2. We are not inclined to entertain this petition under Article 136 of the Constitution of India.3. The Special Leave Petition is, accordingly, dismissed.4. Pending application(s), if any, s

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hall stand disposed of.
O R