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Sri Mtt.Ar.S.Ar. Arunachalam Chettiar Vs. the Commissioner of Income-tax - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtChennai
Decided On
Reported inAIR1945Mad186; (1945)1MLJ258
AppellantSri Mtt.Ar.S.Ar. Arunachalam Chettiar
RespondentThe Commissioner of Income-tax
Cases ReferredRamaswami Ayyangar v. Commissioner of Income
Excerpt:
- .....of his business. the expenditure was quite outside the business.3. the answer to the question is that the sum of dollar 1,136 is not an expenditure allowable in computing the foreign business income.4. the assessee will pay the commissioner's costs, rs. 250.
Judgment:

Alfred Henry Lionel Leach, C.J.

1. The decision of this Court in Annamalai Chettiar v. Commissioner of Income-tax, Madras (1944) 1 M.L.J. 419 : 1944 I.T.R. 254 answers the first question, and the answer is that the assessment should be made under Section 9 of the Income-tax Act.

2. The decision of this Court in Ramaswami Ayyangar v. Commissioner of Income-tax, Madras : AIR1944Mad154 , has bearing on the second question. In that case it was held that the expenses of obtaining probate and letters of administration were not deductible. In the present case the assessee wishes to deduct the cost of defending a suit filed by the Government of the Federated Malay States to recover from him death duty on his father's estate. The assessee successfully resisted the suit. He says that if he had not resisted it, the Government would have been able to seize the assets of his business in execution of the decree. This may have been the position, but it has no bearing on the question now under discussion. The assessee was not sued as the owner of the business. He was sued as a person representing his father's estate, and the moneys which he expended in this litigation were not expended wholly or exclusively for the purpose of his business. The expenditure was quite outside the business.

3. The answer to the question is that the sum of dollar 1,136 is not an expenditure allowable in computing the foreign business income.

4. The assessee will pay the Commissioner's costs, Rs. 250.


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