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Kishanlal Harichand Vs. Income Tax Officer, Nizamabad - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtSupreme Court of India
Decided On
Case NumberCivil Appeal No. 1143 (NT) of 1969
Judge
Reported inAIR1973SC1010; [1972]86ITR141(SC); (1973)4SCC118
ActsIncome Tax Act, 1961 - Sections 297
AppellantKishanlal Harichand
Respondentincome Tax Officer, Nizamabad
Appellant Advocate K.R. Chaudhuri and;K.Rajendra. Advs
Respondent Advocate S.K. Aiyar, ; S.P. Nayar, ; B.D. Sharma and ;
Cases ReferredS. Sankappa v. Income
Excerpt:
- indian penal code, 1890 sections 300 & 304, part i: [dr.arijit pasayat & asok kumar ganguly, jj] murder or culpable homicide appellants allegedly assaulted deceased with stone on head -evidence of eye-witnesses established that appellants took liquor with deceased in house of one of accused and had quarrel with deceased over election dispute before assaulting him held, minor omissions in their evidence would not make prosecution case doubtful. occurrence took place in course of sudden quarrel. conviction of appellants under section 304, part i is proper. - it appears, was based on best judgment estimate under section 23(4) of the act and the firm charged on an income of rs......and 1950-51. in the course of the assessment proceedings for 1950-51 at was represented to the income-tax officer that the petitioner had an eight annas share in the firm of m/s. sriram harichandradas at bombay. the income-tax officer therefore while completing the assessment for the said year on october 30, 1953. specifically mentioned therein that the assessment order was subject to rectification under section 35 of the act. the assessment of the firm of m/s. sriram harichandradas. bombay, was subsequently' completed on november 30. 1954. that assessment. it appears, was based on best judgment estimate under section 23(4) of the act and the firm charged on an income of rs. 26 lakhs. against that assessment a revision was filed by the firm before the commissioner under section.....
Judgment:

P. Jaganmohan Reddy, J.

1. This Is an appeal by certificate against the judgment of the Andhra Pradesh High Court refusing to interfere with the order of the Income-tax Officer made under Section 35(5) of the Indian Income-tax Act. 1922 (hereinafter called the 'Act').

2. The appellant was assessed in the status of Hindu joint family for the years 1949-50 and 1950-51. In the course of the assessment proceedings for 1950-51 at was represented to the Income-tax Officer that the petitioner had an eight annas share in the firm of M/s. Sriram Harichandradas at Bombay. The Income-tax Officer therefore while completing the assessment for the said year on October 30, 1953. specifically mentioned therein that the assessment order was subject to rectification under Section 35 of the Act. The assessment of the firm of M/s. Sriram Harichandradas. Bombay, was subsequently' completed on November 30. 1954. That assessment. it appears, was based on best judgment estimate under Section 23(4) of the Act and the firm charged on an income of Rs. 26 lakhs. Against that assessment a revision was filed by the firm before the Commissioner under Section 33-A(2). 'The Commissioner held that as the petitioner had filed his application for reconsideration under Section 27 out of time which application had been rejected by the Income-tax Officer, he could not interfere with that order. Nonetheless the Commissioner. held, that the Income-tax Officer had not adopted a proper basis as he had no information regarding the scope of the business done during the year and that it was also possible that the estimate made by him was excessive. In this view, he remanded the matter to the Income-tax Officer with the direction that he .should call for the books of the assessee and arrive at an estimate of the income after taking into account the information contained therein and to 'substitute such estimate for the income already assessed and modify the assessment accordingly.' Thereafter the Income-tax Officer pursuant to the orders of the Commissioner, called upon the assessee to produce his account books. but it appears that the assessee did not co-operate with the Income-tax Officer, who after giving him several opportunities; ultimately fixed January 16, 1963 as the final date for production of books. On that date the assessee did not appear at all. As a consequence on January 29, 1963. he passed a final order estimating the total, income of the firm of M/s. Sri-ram Harichandradas at Rs. 26 lakhs. The Income-tax Officer thereafter passed the rectification order under Section 35(5) of the Act on March 16, 1965 against the appellant by including an income of Rs. 13 lakhs as his share of the income derived from the firm. The validity of this order was challenged in the writ petition in which it was contended that the assessment under Section 35(5) of the Act was barred inasmuch as the rectification was made after four years from the date of the final order under Section 33-A(2). Before the High Court two questions were raised, namely:

(1) that inasmuch as the notice under Section 35(5) of the Income-tax Act, 1922 was Issued on 28-8-1964 after the Income-tax Act, 1961 came into force, the proceedings under Section 35 of the 1922 Act were not saved by the repealing Section 297 of the 1961 Act and consequently the proceedings under Section 35 of the old Act are void ab initio; and(2) that the rectification order made under Section 35 is barred by limitation, The first question was. however, given up having regard to the decision of this Court in S. Sankappa v. Income-tax Officer. : [1968]68ITR760(SC) . The High Court rejected the petitioner's contention on the second question that the rectification order made under Section 35 of the Act was barred by limitation.

3. Before us the learned advocate for the appellant contends that the final order which is referred to under Section 35(5) is an order of the Commissioner made under Section 33-A(2) on August 31, 1955 and the limitation for rectification of. the mistake should be computed as from that date. As we have seen earlier, the order of the Commissioner under Section 33-A(2) of the Act could not be the final order because it required the Income-tax Officer to look into the books of account and make an estimate in the light of the material based on those books. The order of the Commissioner, as already pointed out. specifically directed that the Income-tax Officer should substitute his estimate for the income already assessed and modify the assessment accordingly. This order could not be the final order because the Commissioner' having set aside the estimate made by the Income-tax Officer already had not himself substituted any estimate for the estimate made by tine Income-tax Officer. In pursuance of that order the Income-tax Officer had by his order dated January 29, 1963. substituted his estimate which though was the same was nonetheless a fresh order. The final order, therefore, is not the one. as contended by the learned advocate, made on August 31. 1955 but the one made by the Income-tax Officer on January 29, 1963. In this view the four years' period which is prescribed under Section 35(5) of the Act is to be computed from the final order made by the Income-tax Officer on January 29, 1963. If so. the rectification under Section 35(5) of the Act on March 16, 1965 is within time. In this view the appeal fails and is dismissed with costs.


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