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Karnataka High Court
The Commsisioner Of Income Tax, vs Nike Inc on 7 March, 2013
Author: N.Kumar And B.Manohar
                          1              ITA 915/2008




     IN THE HIGH COURT OF KARNATAKA, BANGALORE

       DATED THIS THE 07TH DAY OF MARCH 2013

                     PRESENT:

          THE HON'BLE MR.JUSTICE N.KUMAR

                        AND

         THE HON'BLE MR.JUSTICE B.MANOHAR


           INCOME-TAX APPEAL No.915/2008


BETWEEN:


1.     THE COMMISSIONER OF INCOME-TAX,
       INTERNATIONAL TAXATION,
       NO.14/3A, 6TH FLOOR,
       RASHTROTHANA BHAVAN,
       NRUPATHUNGA ROAD,
       BANGALORE - 560 001.

2.     THE ASSISTANT COMMISSIONER OF
       INCOME TAX, INTERNATIONAL TAXATION,
       NO.14/3A, 6TH FLOOR,
       RASHTROTHANA BHAVAN,
       NRUPATHUNGA ROAD,
       BANGALORE - 560 001.
                                ... APPELLANTS

(By SRI K.V.ARAVIND, Advocate)
                            2                ITA 915/2008




AND:

NIKE Inc.,
INDIA LIAISON OFFICE,
49/1, KHANIJA BHAVAN,
RACE COURSE ROAD,
BANGALORE - 560 001.
                                      ...   RESPONDENT

(By Sri KUMAR & KUMAR, Sr. COUNSEL
 ALONG WITH Sri T.SURYANARAYANA, Adv.)

                               ----

      THIS ITA IS FILED UNDER SECTION 260-A OF
I.T.ACT, 1961 ARISING OUT OF ORDER DATED
28.05.2008 PASSED IN I.T.A NO.560/BNG/2007, FOR
THE ASSESSMENT YEAR 1999-2000, PRAYING THAT
THIS HON'BLE COURT MAY BE PLEASED TO
FORMULATE THE SUBSTANTIAL QUESTIONS OF LAW
STATED THEREIN, ETC.

    THIS ITA COMING ON FOR HEARING, THIS DAY,
N.KUMAR, J., DELIVERED THE FOLLOWING:


                   JUDGMENT

In view of the judgment of this Court rendered in the connected appeals I.T.A.No.976/2008 and other connected matters, where it has been held that the assessee is not liable to pay any tax at all, the 3 ITA 915/2008 question of the Commissioner exercising his power under Section 263 and increasing the percentage of tax is wholly without jurisdiction as the said issue was adjudicated by the Appellate Authority.

2. In that view of the matter, the Tribunal was justified in passing the impugned order, which does not call for interference. Accordingly, these appeals are dismissed.

Sd/-

JUDGE Sd/-

JUDGE dh*