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Commissioner of Income-tax-II v/s Continental Warehousing Corporation (Nhava Sheva) Ltd.

    Special Leave to Appeal (C) No. 18506 of 2015

    Decided On, 12 October 2015

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE A.K. SIKRI & THE HONOURABLE MR. JUSTICE ROHINTON FALI NARIMAN

    For the Appearing Parties: Niranjana Singh, Pravesh Thakur, Anil Katiyar, Advocates.



Judgment Text

1. Delay condoned.

2. Leave granted.

3. To be listed along with Civil Appeal No. 8900 o

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