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Haradevi Bai Vs. the Collector of Kurnool and ors. - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtAndhra Pradesh High Court
Decided On
Case NumberWrit Petn. No. 650 of 1958
Judge
Reported inAIR1960AP525; [1960]38ITR589(AP)
ActsIncome-tax Act, 1922 - Sections 46(2); Code of Civil Procedure (CPC) , 1908 - Order 21, Rule 58; Constitution of India - Article 226
AppellantHaradevi Bai
RespondentThe Collector of Kurnool and ors.
Appellant AdvocateAlladi Kuppuswamy, Adv.
Respondent AdvocateC. Kondaiah, Standing Counsel for ;Income Tax Department
DispositionPetition dismissed
Excerpt:
.....from income-tax officer proceeded to attach and sell property of wife for realization of arrears in income-tax by her husband - petitioner prayed for issue of mandamus to restrain income-tax officer from proceeding - high court upheld action of collector under section 46. - all india services act, 1951.sections 8 & 11 & a.p. buildings (lease, rent and eviction) control rules, 1961, rule 5: [v.v.s. rao, g. yethirajulu & g. bhavani prasad, jj] refusal by landlord to receive rent - deposit of rent in court - held, a tenant has the option to take recourse to section 8 in case of refusal or evasion by landlord to receive rent and if landlord were to not name a bank or refuse even the money order of rent, the tenant can deposit the rent in accordance with sub-rules (1) to (3) of..........of 1864) which enables the collector to attach and sell property not registered in the defaulter's name for arrears of revenue due from the defaulter. under the proviso to section 46(2) of the income-tax act, the collector is empowered to exercise the powers, which under the c. p. c., a civil court has, for the purpose of recovery of an amount due under a decree. under this provision, the collector may attach the property ostensibly standing in the name of the person other than the defaulter on the assertion by the income-tax department that the property really belongs to the defaulting assessee. if this course is taken by the collector the ostensible owner will have the right to prefer a claim under order 21, rulr 58 c. p. c., and such a claim must be enquired into and disposed of by.....
Judgment:
ORDER

Satyanarayana Raju, J.

1. This is a petition under Article 226 of the Constitution for the issue of a direction in the nature of a writ of mandamus to (1) theCollector of Kurnool, (2) The Special Deputy Tah-sildar, Kurnool and (3) The Income-tax Officer, Kurnool, restraining them from proceeding to attach or to bring to sale the petitioner's properties for the realisation of the alleged income-tax arrears of her husband, Pamandas Suganram, and in particular, from proceeding with the sale of House No. 43/50, Narasingaraopet, Kurnool.

2. For the recovery of arrears of income-tax due from the petitioner's husband, a certificate was issued by the Income-tax Officer, (the 3rd respondent herein) to the first respondent (the Collector of Kurnool) under Section 46(2) of the Indian Income-tax Act. Pursuant to the certificate issued, the Collector proceeded to attach the aforesaid house for the realisation of the arrears. It is common ground that this house was purchased in the name of the petitioner under a sale deed dated 28-7-1952. It is stated by the Income-tax Officer in his counter-affidavit that the sale was by a debtor of the petitioner's husband for discharge of the debt due to him but that it was taken benami in the name of petitioner. It was contended on behalf of the respondents by their learned counsel Mr. C. Kondaiah that if the petitioner was aggrieved it was open to her to institute a suit for a declaration and seek her remedy in the ordinary Courts of law.

3. It is stated by the petitioner that during her temporary absence from Kurnool, a notice was affixed to the door of the house seeking to attach the house. The petitioner has not produced that notice before this Court and under the circumstances it is not possible to find under what provision of law the attachment was made.

4. It has been held by a Division Bench of the Madras High Court consisting of Rajamannar, C. J., and Panchapakesa Ayyar, J. in Dhana-lakshmi Ammal v. Income-tax Officer, : AIR1957Mad376 , that there is no provision in the Madras Revenue Recovery Act (2 of 1864) which enables the Collector to attach and sell property not registered in the defaulter's name for arrears of revenue due from the defaulter. Under the proviso to Section 46(2) of the Income-tax Act, the Collector is empowered to exercise the powers, which under the C. P. C., a Civil Court has, for the purpose of recovery of an amount due under a decree. Under this provision, the Collector may attach the property ostensibly standing in the name of the person other than the defaulter on the assertion by the Income-tax department that the property really belongs to the defaulting assessee. If this course is taken by the Collector the ostensible owner will have the right to prefer a claim under Order 21, Rulr 58 C. P. C., and such a claim must be enquired into and disposed of by the Collector. Thereupon the unsuccessful party will have the right to file a suit.

In a counter-affidavit filed by the respondents, as early as December, 1958, it was clearly mentioned that the Collector was taking proceedings for the recovery of the amount due as arrears from the petitioner's husband, under the provisions of the C. P. C. Whatever might have been the position anterior to the respondents filing this counter-affidavit in this Court, the petitioner at least knew from the said affidavit the exact position; and onewould have expected the petitioner to file her claim before the Collector and to invite a decision thereon. But this the petitioner did not do, ostensibly on the ground that nothing need be done during the pendency of the writ petition in this Court. In the affidavit filed by the petitioner she herself stated that for her to file a suit in a competent Civil Court it would require giving two months notice under Section 80 C. P. C.

5. In view of the fact that the Collector isentitled under law to exercise the powers vestedin him under the proviso to Section 46 (2) of the Income-tax Act, which would enable him to attach theproperty ostensibly standing in the name of thepetitioner as property belonging to the defaulter,and he having exercised that power it is open tothe petitioner, if she so chooses, to prefer a claimbefore the Collector which, if made will be disposed of by him in accordance with law. Underthe circumstances, this petition must be dismissed.But having regard to the fact that the petitioner hasnot chosen to file a claim petition after the lapseof a year after she was told about the nature of theproceeding taken by the Collector, I think thepetitioner must pay the costs to the respondents.Advocate's fee Rs. 100/-.


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