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Commissioner of Wealth Tax Vs. Raghbir Singh. - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtPunjab and Haryana High Court
Decided On
Case NumberW.T. Case No. 1 of 1977
Reported in(1984)39CTR(P&H)316
AppellantCommissioner of Wealth Tax
RespondentRaghbir Singh.
Excerpt:
- .....from the date of the order of the tribunal declining such a prayer. admittedly, the present petition has been filed more than two months after the period of limitation and as such the petition is barred by time. no application for condonation for delay having been filed, this petition is dismissed as barred by time. no costs.
Judgment:

1. ORDER : S. P. Goyal, J. - This petition u/s 27(3) of the WT Act (hereinafter called the Act) has been filed by the CWT, Amritsar, for referring the following question to this court which is claimed to arise out of the order of the ITAT, Amritsar, dt. 31-10-1975 :

"Whether, on the facts and in the circumstances of the case, the Tribunal is right in cancelling the penalty of Rs. 95,000 imposed upon the assessee under section 18(1)(c) of the Wealth Tax Act, 1957 ?"

2. The application made to the Tribunal u/s 27(1) of the Act was declined vide order dt. 27-7-1976. The limitation for moving this court u/s 27(3) in ninety days from the date of the order of the Tribunal declining such a prayer. Admittedly, the present petition has been filed more than two months after the period of limitation and as such the petition is barred by time. No application for condonation for delay having been filed, this petition is dismissed as barred by time. No costs.


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