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Gangabai Charities v/s Commissioner of Wealth Tax

    Civil Appeals Nos. 5890 to 5895 of 1998 with Civil Appeals Nos. 1495 and 1496 of 2000
    Decided On, 22 February 2001
    At, Supreme Court of India
    By, HON'BLE JUSTICE N. SANTOSH HEGDE
    By, HON'BLE JUSTICE S. P. BHARUCHA AND HON'BLE JUSTICE Y. K. SABHARWAL
    G. Umapathy, Rakesh K. Sharma, B. B. Ahuja, Advocates.


Judgment Text
We have heard learned counsel for the appellant, read the judgments and orders under appeal as also the authorities cited by him. We are of the view that the judgments and orders under appeal are correct and no interference therewith is required. The civil appe

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als are dismissed with costs.
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