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Principal Commissioner of Income Tax v/s Comverse Network Systems India Pvt. Ltd.

    Special Leave Petition (Civil) Diary No(S). 1572 of 2019 in ITA No. 118 of 2018

    Decided On, 15 February 2019

    At, Supreme Court of India

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

    For the Appellant: Tushar Mehta, S.G., Zoheb Hossain, D.L. Chidananda, Kanu Agrawal, Advocates, Anil Katiyar, AOR. For the Respondent: ---------



Judgment Text

1. Delay condoned.2. It is stated that the Tribunal has decided the main appeal itself, therefore, this petition is dismissed as having become infructuous.3. Pending applications, if an

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y, stand disposed of.
O R