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Commissioner of Income-tax Vs. Veljan Hydrair (P.) Ltd. - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtAndhra Pradesh High Court
Decided On
Case NumberReferred Case No. 115 of 1978
Judge
Reported in(1985)44CTR(AP)19; [1985]151ITR734(AP)
ActsIncome Tax Act, 1961 - Sections 80J (3)
AppellantCommissioner of Income-tax
RespondentVeljan Hydrair (P.) Ltd.
Appellant AdvocateM. Suryanarayana Murthy, Adv.
Respondent AdvocateS. Parvatha Rao, Adv.
Excerpt:
.....four assessment years - for years in which no profits were made assessee under no obligation to claim deduction under section 80j - not obligatory on assessee's part to claim deduction in previous assessment years when no profits were made - held, assessee entitled to deduction for all assessment years in assessment year 1972-73. - motor vehicles act (59 of 1988)section 149 (2): [v. gopala gowda & jawad rahim, jj] insurers entitlement to defend the action joint appeal by insured and insurer - held, the language employed in enacting sub-section (2) of section 149 appears to be plain and simple and there is no ambiguity in it. it shows that when an insurer is impleaded and has been given notice of the case, it is entitled to defend the action only on grounds enumerated in.........., that for the years in which there was no profit, the assessee is under no obligation to claim deduction under s. 80j. it is also held that even though no such claim is made, the ito ought to have granted the benefit under the said section in the year in which profit is made. sub-s. (3) of s. 80j, which is the relevant sub-section herein, does not expressly require that a claim should be made by the assessee even when no profit is made. indeed, the said sub-section provides that where there are no profits or gains made for that assessment year or where the deduction exceeds the profits and gains made, the whole or balance of the deduction should be carried forward and set off against the profits and gains made for the next following assessment year and so on. in view of the.....
Judgment:

Jeevan Reddy, J.

1. The question referred to us by the Income-tax Appellate Tribunal, Hyderabad, for our opinion is :

'Whether, on the facts and in the circumstances of the case, the assessee is entitled to relief under section 80J(3) ?'

2. The brief facts to the extent they are relevant to the said question are that the petitioner is a new industry which went into production for the first time in March, 1967. The first assessment took place for the assessment year 1968-69 No profit was made in that year. In fact the petitioner had suffered loss. Hence, no claim was made for deduction under s. 80J. Even for the assessment years 1969-70, 1970-71 and 1971-72, no profit was made and, hence, no claim was made under s. 80J by the assessee. For the first time in respect of the accounting year relevant to the assessment year 1972-73, the assessee made a profit and a claim under s. 80J was made by the assessee not only for that assessment year, but also for the previous four assessment years. The claim for the benefit in so far as the previous assessment years was concerned was disallowed by the ITO on the ground that no such claim was made in those assessment years and inasmuch as the assessment orders in respect of those years have become final, the benefit cannot be granted. He, however, rectified under s. 154 the assessment orders for the years 1969-70, 1970-71 and 1971-72 on applications made by the assessee and granted the benefit. But, in so far as the assessment year 1968-69 is concerned, he refused to rectify the order on the ground that that assessment year falls beyond the four years' period prescribed under s. 154. As against the order of the ITO refusing to rectify the assessment order relating to the assessment year 1968-69, the assessee preferred an appeal to the AAC, who allowed the appeal. The Revenue filed an appeal to the Tribunal against the same. It was pending. At that stage the Commissioner invoked his powers under s. 263 of the Act and revised the rectified orders of the ITO with respect to the assessment years 1969-70, 1970-71 and 1971-72. He held that there were no grounds for granting rectification and, accordingly, set aside the said orders. Against the order of the Commissioner, the assessee filed an appeal before the Tribunal. The Tribunal was of the opinion that inasmuch as no profit was made by the assessee for the assessment years 1968-69 to 1971-72, there was no occasion or necessity for the assessee to make the claim under s. 80J and that for the assessment year 1972-73, when for the first time the assessee made a profit, he is entitled to make a claim for all the four years and that, in such a case, the ITO is bound to grant the benefit for the previous years as well. The Tribunal was of the opinion that the resort to s. 154 was uncalled for and superfluous in the facts and circumstances of the case. Accordingly, the Tribunal allowed the appeal preferred by the assessee and held that the assessee is entitled to deduction under the said section for all the previous assessment years. Thereupon, the Revenue asked for and obtained this reference.

3. It is uniformly held by the Allahabad, Calcutta and Madras High Courts in Addl. CIT v. Sheetalaya : [1979]117ITR658(All) , Indian Aluminium Co. Ltd. v. CIT : [1980]122ITR660(Cal) and CIT v. Bluemount Ceramics Ltd. : [1980]123ITR385(Mad) , that for the years in which there was no profit, the assessee is under no obligation to claim deduction under s. 80J. It is also held that even though no such claim is made, the ITO ought to have granted the benefit under the said section in the year in which profit is made. Sub-s. (3) of s. 80J, which is the relevant sub-section herein, does not expressly require that a claim should be made by the assessee even when no profit is made. Indeed, the said sub-section provides that where there are no profits or gains made for that assessment year or where the deduction exceeds the profits and gains made, the whole or balance of the deduction should be carried forward and set off against the profits and gains made for the next following assessment year and so on. In view of the above position of law, we are of the opinion that the Tribunal was right in holding that it was not obligatory on the part of the assessee to make a claim for the said deduction in the previous assessment years when no profit was made and that the assessee is entitled to the said deduction for all the assessment years in the assessment year 1972-73. In other words, while determining the amount to be granted by way of deduction under s. 80J in the assessment year 1972-73, he was bound not only to grant for that particular assessment year, but also for the previous assessment years, for which the assessee was entitled to in law. In this view of the matter, it is unnecessary to go into the question whether the resort to s. 154 in this case was called for or not.

4. For the above reasons, we answer the question referred to us in the affirmative and in favour of the assessee and against the Department. No costs.


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