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Commissioner of Income-tax, Pune Vs. Abdul Hamid Shah Mohamed - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtMumbai High Court
Decided On
Case NumberIncome-tax Reference No. 151 of 1972
Judge
Reported in(1982)27CTR(Bom)201; [1983]141ITR413(Bom); [1982]10TAXMAN312(Bom)
ActsIncome Tax Act, 1961 - Sections 139(1), 139(4), 271(1) and 273A
AppellantCommissioner of Income-tax, Pune
RespondentAbdul Hamid Shah Mohamed
Excerpt:
- .....relied on kulu valley transport co's case. the tribunal accepted the submission and cancelled the penalty. the tribunal, however, rejected the other plea, namely, that because interest was shared, an automatic extension of time followed. this was specifically negatived and, according to the tribunal, the date for furnishing the return could only be extended on an application to be made by the assessee in the prescribed manner. there was no such evidence on record of such application having been made. 5. on behalf of the department our attention has been drawn to a number of judgments in which the point has been considered by the high courts. the latest of these judgments is addl. cit v. bhagat swarup charanjit singh & co. in the said judgment the delhi high court has considered all.....
Judgment:

1. The question referred to us, at the instance of the Commissioner of Income-tax, by the Appellate Tribunal, Bombay Bench C, is as follows : "Whether, on the facts and in the circumstances of the case, the assessee had failed to furnish the return of his total income with in the time allowed by sub-section (1) of section 139 of the I.T. Act, 1961 ?"

2. In this case the return was due according to the ITO by August 30, 1962, but was field on November 27, 1964. No explanation was given by the assessee on what account the delay has occurred. However, the plea of the assessee was that he had voluntarily filed the return under s. 139(4) and hence he had not committed any default under s. 271(1)(a). The ITO declined to accept this plea and levied penalty of Rs. 11,326 at 50 per cent. of the amount of tax.

3. Before the AAC an additional contention was raised by the assessee, namely, that he had been charged interest in terms of prov. (iii) to s. 139(1) but no penalty is leviable. This contention was rejected by the AAC who sustained the penalty imposed by the ITO.

4. Before the Tribunal, the assessee relied on Kulu valley Transport Co's case. The Tribunal accepted the submission and cancelled the penalty. The Tribunal, however, rejected the other plea, namely, that because interest was shared, an automatic extension of time followed. This was specifically negatived and, according to the Tribunal, the date for furnishing the return could only be extended on an application to be made by the assessee in the prescribed manner. There was no such evidence on record of such application having been made.

5. On behalf of the Department our attention has been drawn to a number of judgments in which the point has been considered by the High Courts. The latest of these judgments is Addl. CIT v. Bhagat Swarup Charanjit Singh & Co. In the said judgment the Delhi High Court has considered all the cases including the decision of the Supreme Court in CIT v. Kulu Valley Transport Co. P. Ltd. [1970] 77 ITR 518. In the opinion of the Delhi High court, the principle laid down in the said case cannot be extended to the context of s. 271(1)(a) of the I.T. Act, 1961.

6. The said decision also referred to the earlier decision of the Madhya Pradesh High Court in Chunnilal and Bros. v. CIT [1979] 119 ITR 199.

7. Following these decisions, we are of the opinion that the assessee had failed to furnish the return of his total income within the time allowed by sub-s. (1) of s. 139 of the I.T. Act, 1961.

8. Mr. Mehta submits that this is a fit matter in which the Commissioner can reduce or waive the amount of penalty in his power under s. 273A and the assessee proposes to move the Commissioner for this relief. Our decision is without prejudice to the right of the assessee to move the Commissioner and any such application will be required to be dealt with by the Commissioner on its merits. Parties, however, to bear their own costs of the reference.


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