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In Re: Purshottam Bhanji and Co. - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtMumbai
Decided On
Case Number Civil Reference No. 11 of 1924
Judge
Reported in(1925)27BOMLR223
AppellantIn Re: Purshottam Bhanji and Co.
Excerpt:
indian income act (xi of 1922), section 2(14) - registered firm--application to have a firm registered--time when? application can be made--income tax rules, rate 2.;an application to have a firm registered under the indian income tax act, 1922, must be made on or before the date on which a return is due under section 22(2) of the act. - .....that day a representative of the firm applied for registering the firm under rule 2 of the indian income-tax 'rules, i922. this application was refused by the income-tax officer. then there was an appeal, and ultimately this reference was asked for by the assessees under section 66 of the act for the opinion of this court on the question whether the application made for registering the firm was in time at the date on which it wan presented.3. the expression 'registered firm' is defined by section 2(14) of the act in these terms :- 'registered firm ' means a firm constituted under an instrument of partnership specifying the individual shares of the partners of which the prescribed particulars have been registered with the income -tax officer in the prescribed manner. 4. this manner has.....
Judgment:

Lallubhai Shah, Kt., Acting C.J.

1. The question in this reference also has not been categorically formulated. We shall state the facts to make the point, which has been referred to us for our opinion, clear.

2. It appears that the assessees in this case, namely, the firm of Messrs. Purshottam Bhanji & Co., were served with a notice on May 15, 1923, under Section 22 (2) of the Income Tax Act, 1922, to make a return in the prescribed form with reference to the total income during the previous year. According to the provisions of that sub-section the return was required to be made in thirty days from the date fixed in the notice, i. e., by June 15, 1923. No return was made in time. The assessing authority did not make the assessment on the income but called upon the firm to produce the account books. On December 3, the firm submitted the return to the authority. Under Sub-section 3 of Section 22 if a return is submitted at any time before the assessment is made, the return HO made shall be deemed to be a return made in due time under that section. Accordingly the return was accepted, it appears, however, that on that day a representative of the firm applied for registering the firm under rule 2 of the Indian Income-tax 'Rules, I922. This application was refused by the Income-tax Officer. Then there was an appeal, and ultimately this reference was asked for by the assessees under Section 66 of the Act for the opinion of this Court on the question whether the application made for registering the firm was in time at the date on which it wan presented.

3. The expression 'registered firm' is defined by Section 2(14) of the Act in these terms :-

'Registered firm ' means a firm constituted under an instrument of partnership specifying the individual shares of the partners of which the prescribed particulars have been registered with the Income -tax officer in the prescribed manner.

4. This manner has been prescribed by the proper authority under powers conferred upon that authority under Section 59 of the Act. These rules are to be found in the Born bay Government Gazette 1922, Part I, at page 1496 Rule 2 of these rules is in these terms:-

Any firm constituted under an instrument of partnership specifying the individual shares of the partners may, for the purposes of Clause (14) of Section 2 of the Indian Income-tax Act, 1922 (here in after in these rules referred to as the Act), register with the Income-tax officer the particulars contained in the said instrument on application on his behalf made by the partners or by any of them on or before the date on which a return is due under Sub-section (2) of Section 22 of the Act.

5. It is clear on the facts stated in the reference that this application was not made on or before the date on which the return was due under Sub-section (2) of Section 22 but long after that date, The matter appears to be so clear that it in difficult to understand why a reference was sought in this case. It is urged on behalf of the firm that the application must be deemed to have been made on or before the due date if it is made in fact before the assessment is made : or in other words if the return is accepted under Sub-section 8 of Section 22, though made after the due date under Section 22 (2), the application for registering the firm can also be made before the assessment- in made. It Is difficult to justify this contention by any possible rule of construction which can be applied, and we are clear that the application was not made in the prescribed manner that is in accordance with rule 2 of the rules framed with reference to the manner in which the application for registering a firm is to be made under the Indian Income-tax Act It is hardly necessary to refer to any authority. But it seems that this point was raised in In the matter of Lalla Hardeo Das I.L.R. (1923) All. 1 and without any difficulty in that case the learned Judges came to the conclusion which we have expressed here.

6. Costs of this reference to be paid by the assessees on the Hide scale.


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