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



Vishwa Nath Gupta v/s Principal Commissioner of Income Tax Central & Another


Company & Directors' Information:- NATH PRIVATE LIMITED [Active] CIN = U31908PN2013PTC148540

Company & Directors' Information:- NATH AND CO LTD [Strike Off] CIN = U15141KL1946PLC000796

Company & Directors' Information:- VISHWA PRIVATE LIMITED [Strike Off] CIN = U32109PN2010PTC138054

    Petition(s) for Special Leave to Appeal (C) No. 32561 of 2017

    Decided On, 04 February 2019

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE ROHINTON FALI NARIMAN & THE HONOURABLE MR. JUSTICE VINEET SARAN

    For the Appellant: S.K. Bagaria, Kavin Gulati, Sr. Advocates, Sunil Kumar Jain, AOR, Akarsh Garg, Avi Tandon, Rohit Sthalekar, Mohit Prasad, Meghna Tandon, Advocates. For the Respondents: S. Guru Krishnakumar, Sr. Advocate, M.P. Gupta, Purnima Bhat, T.M. Singh, Advocates, Anil Katiyar, AOR.



Judgment Text

1. Leave granted. Hearing expedited.2. Learned counsel is permitted to file Rejoinder Affidavit and additional documents, if any, within four w

Please Login To View The Full Judgment!

eeks from today.
O R