w w w . L a w y e r S e r v i c e s . i n


Dcit Corporate Circle 4(1) v/s Mediclone Biotech Pvt. Limited

    I.T.A. No. 2600/CHNY of 2017
    Decided On, 03 September 2018
    At, Income Tax Appellate Tribunal Chennai
    By, THE HONOURABLE MR. ABRAHAM P. GEORGE
    By, ACCOUNTANT MEMBER & THE HONOURABLE MR. DUVVURU RL REDDY
    By, JUDICIAL MEMBER
    For the Appellant: Clemnt Ramesh Kumar, Addl. CIT. For the Respondent: None.


Judgment Text
Abraham P. George, Accountant Member:

1. This appeal of the Revenue is directed against an order dated 03.08.2017 of the Commissioner of Income-tax (Appeals)-08, Chennai.

2. Ld. Departmental Representative fairly agreed that the tax effect was less than @20,00,000/- and by virtue of para 13 of CBDT Circular No.3/2018, dated 11.07.2018, pending appeals below the specified tax limit had to be withdrawn/not pressed.

3. None appeared on behalf of the assessee.

4. We have considered the submission of the ld. Departmental Representative. Since the tax effect in this appeal is less than @20,00,000/-, appeal of the Revenue cannot survive.

5. In the result, the appeal of the Revenue stands dism

Please Login To View The Full Judgment!
issed. Order pronounced on Monday, the 3rd day of September, 2018, at Chennai.
O R