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Smt. Sadhana Agrawal Vs. Income Tax Officer and ors. - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtMadhya Pradesh High Court
Decided On
Case NumberMisc. Civil Case No. 297 of 1981
Reported in(1984)39CTR(MP)61
AppellantSmt. Sadhana Agrawal
Respondentincome Tax Officer and ors.
Excerpt:
- indian penal code, 1890.sections 307 & 324: [lokeshwar singh panta & b.sudershan reddy,jj] assault proof - appellant allegedly dealt sickle blow to deceased - testimony of eye-witnesses showed that sudden altercation ensued between appellant and deceased - no evidence to indicate any previous enmity between parties - single blow of sickle had been inflicted by appellant on back of deceased - incised wound allegedly inflicted by appellant - however opinion of doctor proved that deceased had not died due to direct result of said injury held, appellant is therefore liable to be convicted under section 324 of i.p.c., sentence of 3 years imprisonment reduced to period undergone by appellant considering mental agony suffered by him.....it is stated that the petitioner and others constituted an aop and they cannot be said to be co-owners of the property and are not entitled to be assessed u/s 26 of the it act as contended by the petitioner.2. having heard the ld. counsel for the parties we have come to the conclusion that this petition is liable to be dismissed on the short ground that the petitioner would be free to raise the question the ito that the petition and others are co-owners of the property and are entitled to be assessed u/s 26 of the it act, and that they cannot be assessed as an association of persons. the question, if raised, shall be considered by the ito and if the petitioner is aggrieved by the order passed by the ito in this regard she can pursue the remedy available to her under the it act. it.....
Judgment:

R. K. Vijayvargiya, J. - The facts giving rise to this petition u/Arts 226 and 227 of the Constitution are as follows :

According to the petitioner she alone with the respondents Nos. 2 to 9 formed a co-ownership for the purpose of constructing godowns at Dewas and earning income therefrom. According to the petitioner the income earned by the co-ownership from the said property has to assessed u/s 26 of the IT Act and the petitioner and other co-owners cannot be assessed as an association of persons. The respondent No. 1 served a notice on 24-3-1981 u/s 148 of the IT Act on the petitioner and the other co-owners describing them as association of persons and stating that the income of the petitioner and others constituting the association of persons in respect of which they are assessable to tax for the asst. yr. 1978-79 has escaped assessment and, therefore, it is proposed to assess them for the said assessment year. The petitioner and other persons constituting the association of persons were directed to file return in the prescribed form within 30 days of the receipt of the notice. The petitioner in this petition has prayed that the aforesaid notice issued by the respondent No. 1 to the petitioner by quashed as the respondent No. 1 acted without jurisdiction in issuing the said notice. In the return it is stated that the petitioner and others constituted an AOP and they cannot be said to be co-owners of the property and are not entitled to be assessed u/s 26 of the IT Act as contended by the petitioner.

2. Having heard the ld. counsel for the parties we have come to the conclusion that this petition is liable to be dismissed on the short ground that the petitioner would be free to raise the question the ITO that the petition and others are co-owners of the property and are entitled to be assessed u/s 26 of the IT Act, and that they cannot be assessed as an association of persons. The question, if raised, shall be considered by the ITO and if the petitioner is aggrieved by the order passed by the ITO in this regard she can pursue the remedy available to her under the IT Act. It cannot be said that the ITO respondent No. 1, has no jurisdiction to issue the impugned notice under the provisions of s. 148 of the Act. The petitioner is, therefore, not entitled to any relief in this petition.

3. As a result of the discussion aforesaid this petition is dismissed. In the circumstances the parties shall bear their own costs of this petition. The outstanding amount of security deposits be refunded to the petitioner after verification.


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