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The Commissioner of Income-tax, Madhya Pradesh Vs. Seth Khushal Chand Daga - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtSupreme Court of India
Decided On
Judge
Reported inAIR1961SC1259; [1961]42ITR177(SC); [1962]1SCR186
ActsIncome Tax Act - Sections 24, 24(1), 24(3) and 30
AppellantThe Commissioner of Income-tax, Madhya Pradesh
RespondentSeth Khushal Chand Daga
Cases ReferredSeth Jamnadas Daga v. The Commissioner of Income Tax
Excerpt:
.....in next assessment year (ay) - question arose that whether respondent competent in law to question loss determined in previous ay in course of proceedings for ay when said loss brought forward for being set off - authorities contended that loss determined is final and binding as no appeal against same preferred - sc observed that loss computed was not notified by authorities to appellant due to which he failed to file the appeal - in present case loss can be re-determined - accordingly appeal dismissed. - section 11(6): [tarun chatterjee & v.s. sirpurkar, jj] appointment of arbitrator - high court rejected the application under section 11(6) of the act and also the materials on record including the notice issued by the appellant for appointment of an arbitrator to the respondents..........his share of loss from another firm) cannot be set off under section 24(1) against his taxed share income from an unregistered firm ?' 3. these questions were answered by the high court against the commissioner, who has now appealed, with special leave. 4. it was conceded by the learned counsel for the commissioner that the second question has now been decided by this court in seth jamnadas daga v. the commissioner of income tax : [1961]41itr630(sc) , and that the answer must be against the department. that portion of the case was thus not argued. 5. as regards the first question, the only contention raised was that the loss which had been determined and ordered to be carried forward must be deemed to have become final, because no appeal was filed against that determination. but it.....
Judgment:

Hidayatullah, J.

1. These appeals, by special leave, have been filed by the Commissioner of Income-tax, Madhya Pradesh, against the assessee, an individual, by name Seth Khushal Chand Daga. The assessee was a partner in a firm, Messrs. R. B. Bansilal Abirchand of Nagpur. In the year of account ending Diwali, 1941, he received his share of assets and property from this firm, and started business of his own. In the same year, his sources of income were speculation, allowance from Government as treasurer, house property and dividends. The assessee had received some profits from his share in an unregistered firm against which were set off his losses in his individual business, and the Income-tax Officer, who made the assessment, determined the loss to be carried forward, at Rs. 53,840. The assessee appealed against the assessment, but did not question the loss which had been determined.

2. For the year, 1942-43, the assessee claimed to reopen the question of the loss to be carried forward, stating that it was Rs. 2,11,760. This contention was not accepted by the Department, and on appeal, by the Tribunal. The contention was, however, raised again by him in the assessments for the years, 1948-49 and 1949-50. In these years, he had profits from his share in the unregistered firm, Rs. 1,82,773 and Rs. 1,39,922 respectively, against which were set off his losses in his individual business, Rs. 1,18,913 and Rs. 60,589 respectively. The contention of the assessee was that the profit which he had derived from the unregistered firm could not be set off against the loss in his individual business, as the profits of the unregistered firm had borne tax not in his hands but in those of the firm. This contention was rejected by the Department; but on appeal to the Tribunal, it was accepted. On the Tribunal being moved to make a reference, it referred four questions. Two of those questions dealt with matters also arising out of these assessments, but they have not been mentioned by us in this judgment. The two questions pertaining to these appeals were :

'(1) Whether the assessee was competent in law to raise a question with regard to the determination of loss for the assessment year 1941-42 as finally determined in appeal, in the course of proceedings for the assessment year 1942-43 when the loss brought forward from 1941-42 was being set off

(2) Whether, on the facts and in the circumstances of the case, the Tribunal was right in holding that the loss suffered by the assessee from his personal business (including his share of loss from another firm) cannot be set off under Section 24(1) against his taxed share income from an unregistered firm ?'

3. These questions were answered by the High Court against the Commissioner, who has now appealed, with special leave.

4. It was conceded by the learned counsel for the Commissioner that the second question has now been decided by this Court in Seth Jamnadas Daga v. The Commissioner of Income Tax : [1961]41ITR630(SC) , and that the answer must be against the Department. That portion of the case was thus not argued.

5. As regards the first question, the only contention raised was that the loss which had been determined and ordered to be carried forward must be deemed to have become final, because no appeal was filed against that determination. But it appears that the procedure laid down by s. 24(3) under which the Income-tax Officer has to notify to the assessee by order in writing the amount of the loss as computed by him for the purposes of that section was not followed. No doubt, under s. 30 an appeals lies, if the assessee objects to the amount of loss computed and notified under s. 24; but inasmuch as the Income-tax Officer had not notified the loss computed by him by order in writing, an appeal could not be taken on that point. In our opinion, the assessee was, therefore, entitled to have the loss re-determined in a subsequent year. Learned counsel for the Commissioner stated that the Department was not very anxious for the decision, because this particular assessee has had only losses in the years following, and no loss would be occasioned to the Revenue, if the losses brought forward be re-determined. But that is a matter, with which we are not concerned. In our opinion, the judgment of the High Court impugned before us was correct in the circumstances of the case.

6. The appeals fail, and are dismissed with costs. One hearing fee.

7. Appeals dismissed.


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