Mobile View
Main Search Forums Advanced Search Disclaimer
Citedby 11 docs - [View All]
Cit vs Himalaya Cold Storage & Iron ... on 31 January, 2005
Commissioner Of Income-Tax vs District Co-Operative ... on 21 September, 2004
G.T. Cold Storage And Ice Factory vs Commissioner Of Income Tax on 16 August, 2004
Commissioner Of Income Tax vs Adarsh Cold Storage on 3 May, 2005
Commissioner Of Income-Tax vs Renu Sagar Power Co. Ltd. on 20 September, 2007

User Queries
Allahabad High Court
Cit vs Ganga Cold Storage on 9 July, 2002
Equivalent citations: (2002) 176 CTR All 585

Judgment

By the Court

At the instance of revenue the Tribunal has referred the following question of law to this court for its opinion :

"Whether, on the facts and in the circumstances of the case, the Tribunal was justified in holding that in working out the income, the assessee registered firm, was entitled to set off of unabsorbed depreciation of the earlier years brought forward against the income liable to assessment for the assessment year 1977-78 ?"

2.

None appears for the applicant. We have heard Sri V. Gulati, learned counsel appearing for the respondent.

3.

In view of the judgment and decision of the Supreme Court in the case of Garden Silk Weaving Factory v. CIT (1991) 189 ITR 512 (SC), We answer the question referred to in affirmative and decide the reference in favour of assessee and against the revenue.

The reference is accordingly answered.