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Commissioner of Income Tax 3 v/s M/s. Bajaj Hindustan Ltd.


Company & Directors' Information:- J L BAJAJ PRIVATE LIMITED [Active] CIN = U74899DL1980PTC010177

Company & Directors' Information:- BAJAJ INDIA PVT LTD [Strike Off] CIN = U74899DL1976PTC008210

Company & Directors' Information:- HINDUSTAN CORPORATION PRIVATE LIMITED [Dissolved] CIN = U74900KL1901PTC000424

Company & Directors' Information:- HINDUSTAN LTD. [Active] CIN = U99999MH1917PTC000472

Company & Directors' Information:- HINDUSTAN CORPORATION LIMITED [Dissolved] CIN = U99999MH1949PLC007790

    Special Leave Petition (Civil) Diary No. 45837 of 2018 with Diary No. 45843 of 2018 (IX) & Diary No. 45838 of 2018 in ITA No. 141 of 2016

    Decided On, 03 January 2019

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE A.K. SIKRI & THE HONOURABLE MR. JUSTICE S. ABDUL NAZEER

    For the Appearing Parties: Vikramjit Banerjee, ASG, D.L. Chidananda, H. Raghavendra Rao, Siddhartha Sinha, Advocates, Anil Katiyar, AOR.



Judgment Text

1. Delay condoned.2. The Special Leave Petitions are dismissed.3. Pending applications, if any, stand d

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isposed of.
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