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Director of Income Tax I, New Delhi v/s M/s. Nortel Networks India International Inc.

    Petition(s) for Special Leave to Appeal (C) No. 9055 of 2017) In ITA No. 673 of 2014

    Decided On, 04 May 2017

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE R.K. AGRAWAL & THE HONOURABLE MR. JUSTICE ABHAY MANOHAR SAPRE

    For the Petitioner: Tushar Mehta, ASG, D.L. Chidananda, Purnima Bhat Kak, Shramik Sanjanwala, Anil Katiyar, Advocates.



Judgment Text

Delay condoned.

2. Leave granted.

3. Tag with Civil Appeal No.6102 of

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