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Gian Chand Vir Bhan Vs. Commissioner of Income-tax, SimlA. - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtPunjab and Haryana High Court
Decided On
Case NumberIncome-tax Reference No. 16 of 1954
Reported in[1960]39ITR414(P& H)
AppellantGian Chand Vir Bhan
RespondentCommissioner of Income-tax, SimlA.
Excerpt:
.....for filing an appeal would commence from the date when the parties concerned acquire knowledge of passing of the said order. - at the worst, signing his name and describing himself as member of a firm can be deemed as a misdescription and for such a misdescription the right of appeal cannot be taken away......under section 22(2) as a firm. the income-tax officer assessed the applicant in the status of a hindu undivided family. the applicant on appeal to the appellate assistant commissioner was treated as hindu undivided family. against the order of the appellate assistant commissioner, an appeal was preferred to the income-tax appellate tribunal by vir bhan who signed the memorandum of appeal in his capacity as a partner of the firm and not in his capacity as the karta of the hindu undivided family. in the previous assessment years 1944-45 and 1945-46, vir bhan had offered himself to be assessed in the status of hindu undivided family but in the assessment year 1946-47 a plea was taken before the income-tax officer that a partition of the hindu undivided family had been effected and the.....
Judgment:

TEK CHAND, J. - This case arises out of a reference under section 66(1) of the Indian Income-tax Act. The facts as stated by the Income-tax Appellate Tribunal are that for the assessment year 1947-48, the applicant received notice under section 22(2) as a firm. The Income-tax Officer assessed the applicant in the status of a Hindu undivided family. The applicant on appeal to the Appellate Assistant Commissioner was treated as Hindu undivided family. Against the order of the Appellate Assistant Commissioner, an appeal was preferred to the Income-tax Appellate Tribunal by Vir Bhan who signed the memorandum of appeal in his capacity as a partner of the firm and not in his capacity as the karta of the Hindu undivided family. In the previous assessment years 1944-45 and 1945-46, Vir Bhan had offered himself to be assessed in the status of Hindu undivided family but in the assessment year 1946-47 a plea was taken before the Income-tax Officer that a partition of the Hindu undivided family had been effected and the business was being carried on by a firm consisting of the erstwhile co-parceners of the Hindu undivided family. This contention of the assessee was not accepted by the Income-tax authorities and his application under section 25A of the Income-tax Act was also rejected.

In this appeal before the Income-tax Appellate Tribunal it has been held that the appeal was not competent simply because Vir Bhan had styled himself as a member of the firm when he should have styled himself as karta of the Hindu undivided family.

The decision of the Tribunal does not appear to be correct and the applicant ought not to have been deprived of a hearing simply because he had described himself as a member of the partnership firm. In either case, whether as representative of the Hindu undivided family or as representative of the firm, Vir Bhan was competent to agitated the point before the Income-tax Appellate Tribunal. As the memorandum of appeal is signed by Vir Bhan who was competent to sign the memorandum of appeal in either capacity, the Tribunal was not justified in throwing out his appeal in limine. The Income-tax Officer when serving notice under section 22(2) described the assessee as a partnership firm. The contention which Vir Bhan desires to raise before the Tribunal, among others, is that his firm should have been taxed not as Hindu undivided family but as an ordinary partnership firm. At the worst, signing his name and describing himself as member of a firm can be deemed as a misdescription and for such a misdescription the right of appeal cannot be taken away.

The question of law, whether on the facts and in the circumstances of the case, the appeal filed by Messrs. Gian Chand Vir Bhan in the capacity of a firm was a valid appeal in law and entertainable by the Tribunal, has, therefore, to be answered in the affirmative. The assessee will be entitled to Rs. 100 as costs.

KHOSLA, C.J. - I agree.

Question answered in the affirmative.


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