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Commissioner of Income-tax, Patiala Vs. Jagannath Pyarelal - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtSupreme Court of India
Decided On
Case NumberCivil Appeal No. 124 of 1974
Judge
Reported inAIR1986SC123; (1985)49CTR(SC)191; [1985]156ITR220(SC); (1985)4SCC181; [1985]Supp2SCR735; 1986(1)LC474(SC)
ActsIncome Tax Act, 1922 - Sections 26A; Income Tax Rules, 1922 - Rules 2 and 4;
AppellantCommissioner of Income-tax, Patiala
RespondentJagannath Pyarelal
Appellant Advocate C.M. Lodha and; A. Subhashini, Advs
Respondent Advocate P.K. Mukherjee, Adv.
Cases ReferredRao Bahadur Ravulu Subha Rao and Ors. v. Commissioner of Income Tax
Prior historyFrom the Judgment and Order dated February 22, 1973 and July 11, 1979 of the Punjab and Haryana High Court in Income Tax Reference No. 7 of 1972 and Cases Nos. 21 and 22 of 1974
Excerpt:
.....for registration must be made within six months of constitution of or before end of previous year of firm, if firm constituted in that previous year whichever is earlier - said conditions not fulfilled in case in hand - thus registration of firm rightly refused - appeals allowed. - maharashtra regional and town planning act, 1966 (37 of 1966)sections 126 & 159 & development control regulations for greater bombay (1991), appendix vii para 6: [markandey katju & aftab alam, jj] granting of additional fsi (floor space index) or tdr (transferable development rights) held, for granting additional fsi or tdr for amenities on surrendered lands at owners cost, area of construction/development was fixed as measure of equivalence, by development regulations, any other basis such as value..........tax, act, 1922. the law enjoins that the deed of partnership must be singed personally by each partner and this position is settled by the decision of this court in rao bahadur ravulu subha rao and ors. v. commissioner of income tax, madras : [1956]30itr163(sc) . furthermore, rules 2 and 4 of the income tax rules, 1922 enjoined that the application for registration must be made within a period of six months of the constitution of the firm or before the end of the 'previous year' of the firm whichever is earlier, if the firm was constituted in that previous year. neither of these conditions was fulfilled in the facts and circumstances of the case as found by the tribunal and these were not negatived by the high court. in these circumstances, we are of the opinion that the tribunal was.....
Judgment:

Sabyasachi Mukharji, J.

1. Special Leave is granted in the above-mentioned two Petitions.

2. These appeals by special leave arise out of the judgment and order of the Punjab and Haryana High Court in respect of the assessment year 1960-61, under Indian Income Tax Act, 1922 holding that the registration of the firm was wrongly refused. A reference was made Under Section 66(2) of the Indian Income-tax Act, 1922 to the High Court in respect of the following question:-

Whether on the facts and in the circumstances of the case, the registration of the firm has rightly been refused

3. Originally there were 10 partners who were member of two families and a firm came into existence under the instrument dated 27.3.1952, when Padam Kumar was a minor. When he attained majority on 1.10. 1956, he opted to continue as a full-fledged partner and a fresh instrument of partnership was executed on 8.10.1956 by all partners including Shri Rabinder Kumar. A fresh deed was executed to that effect on 1.4.1959 and an application dated 2.9.1959 for registration of the said firm Under Section 26A of the said Act was filed on 30.9.1959. Shri Rabinder Kumar had left Indian for United States of America for prosecuting his studies on 29.1.1959. It was found by the Tribunal that Rabinder Kumar had not signed the application as indeed he was away to U.S.A. from 29.1.1959. This finding was not challenged by the assessee before the High Court. The Tribunal held that the firm was not genuine and the application was not proper as Rabinder Kumar had not signed and the application for registration of partnership was not in accordance with the rules. These findings were not challenged before the High Court. The High Court, however, was of the opinion that another opportunity should have been given to show whether the firm was actually in existence or not. The High Court held that Rabinder Kumar had acquiesced in the Constitution of the firm and had accepted the position and as such the firm was entitled to be registered. The conditions required to be fulfilled have been laid down by this Court in the case of R.C. Mitter & Sons v. Commissioner of Income-tax, Calcutta : [1959]36ITR194(SC) . This Court held that

In Order that a firm may be entitled to registration Under Section 26A of the Income-tax Act, the following essential conditions must be satisfied viz. (i) the firm should be constituted under an instrument of partnership, specifying the individual shares of the partners, (ii) an application on behalf of, and signed by, all the partners and containing all the particulars as set out in the Rules must be made; (iii) the application should be made before the assessment of the firm Under Section 23, for that particular year; (iv) the profits or losses if any of the business relating to the accounting year should have been divided or credited, as the case may be, in accordance with the terms of the instrument; and (v) the partnership must be genuine and must actually have existed in conformity with the terms and conditions of the instrument of partnership, in the accounting year.

4. As it appears, factually neither the deed of partnership was signed by Rabinder Kumar nor was the application for registration in accordance with the rules. Therefore, the firm was not entitled to registration Under Section 26A of the Indian Income Tax, Act, 1922. The law enjoins that the deed of partnership must be singed personally by each partner and this position is settled by the decision of this Court in Rao Bahadur Ravulu Subha Rao and Ors. v. Commissioner of Income Tax, Madras : [1956]30ITR163(SC) . Furthermore, Rules 2 and 4 of the Income Tax Rules, 1922 enjoined that the application for registration must be made within a period of six months of the Constitution of the firm or before the end of the 'previous year' of the firm whichever is earlier, if the firm was constituted in that previous year. Neither of these conditions was fulfilled in the facts and circumstances of the case as found by the Tribunal and these were not negatived by the High Court. In these circumstances, we are of the opinion that the Tribunal was right in refusing the registration of the firm and the High Court was not right in holding otherwise. The question referred must be answered by saying that the registration of the firm was rightly refused.

5. The appeals are, therefore, allowed and the decision of the Tribunal is restored. The appellant is entitled to the costs of these appeals.


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