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Sancheti & Co, Chennai v/s Dcit, Business Circle Xii

    M.P. No. 151/CHNY of 2018, I.T.A.No. 2310/Mds of 2017

    Decided On, 07 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 Petitioner: D. Anand, Advocate. For the Respondent: R Clement Ramesh Kumar, Addl. CIT.



Judgment Text

Abraham P. George, Accountant Member:

1. Assessee through this Miscellaneous Petition pleads for reinstating its Appeal No.2310/CHNY/2017 which was dismissed for default, for non appearance of the assessee.

2. Since the assessee has shown a reasonable cause for not entering appearance, we recall the order in ITA No.2310/CHNY/2017. The appeal is re-fixed for hearing on 3rd December, 2018. There shall be no fresh notice to parties since the date is declared in the open court.

3. In th

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e result, the Miscellaneous Petition stands allowed.
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