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Kodur Orange Produce Co. Vs. Commissioner of Income-tax - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtChennai High Court
Decided On
Case NumberTax Case No. 227 of 1971 (Reference No. 89 of 1971)
Judge
Reported in[1977]110ITR124(Mad)
ActsIncome Tax Act, 1961 - Sections 139(1) and 271(1)
AppellantKodur Orange Produce Co.
RespondentCommissioner of Income-tax
Appellant AdvocateM. Uthama Reddy, Adv.
Respondent AdvocateA.N. Rangaswami and Nalini Chidambaram, Advs.
Excerpt:
.....139 or by such notice, without reasonable cause. so long as the returns were not filed before the dates mentioned in section 139(1) of the act and so long as there had been no order by the income-tax officer extending the time for filing the returns, it must necessarily follow that the returns filed by the assessee had not been filed within the time allowed and in the manner required by sub-section (1) of section 139. if so, on the face of it, the provisions of section 271(1)(a) are clearly attracted and, therefore, the penalty was lawfully levied on the assessee......to sub-section (1) of section 139, he must be deemed to have extended the time and, therefore, the returns filed by the assessee were within the time as contemplated by section 139 and, therefore, the penalty cannot be levied under section 271(1)(a) of the act. we are of the opinion that this argument is misconceived. we are not concerned in the present case with whether the collection of interest by the income-tax officer under the proviso to section 139(1) was correct or not. all that we are pointing out is that there was no application by the assessee for extension of time for submitting the returns and consequently there was no order by the income-tax officer extending the time for submission of the returns. so long as the returns were not filed before the dates mentioned in section.....
Judgment:

Ismail, J.

1. The Income-tax Appellate Tribunal, Madras Bench, under Section 256(1) of the Income-tax Act, 1961 (hereinafter referred to as ' the Act '), has referred the following question of law for the opinion of this court :

' Whether the Tribunal erred in holding that penalty could be imposed on the assessee under Section 271(1)(a) for the delay in submission of the return when at the same time interest under the proviso to Section 139 had also been imposed '

2. The facts necessary for the understanding of the above question are as follows :

3. The case relates to two assessment years 1965-66 and 1966-67. For the first assessment year, the income-tax return was due on September 30, 1965, but the same was filed on July 1, 1967, i.e., after a delay of about 21 months. For the second assessment year, the return was due on September 30, 1966, but the same was filed on October 17, 1967, i.e., after a delay of about 12 months. The Income-tax Officer initiated penalty proceedings against the assessee under Section 271(1)(a) of the Act and levied penalty of Rs. 5,704 for the former year and Rs. 5,334 for the latter year. The assessee contested the levy of penalty putting forward the contention that the Income-tax Officer has collected interest under Section 139(1) of the Act and, therefore, he had no jurisdiction to impose the penalty. This contention was rejected by the Income-tax Officer as well as the Appellate Assistant Commissioner on appeal. The Appellate Assistant Commissioner, however, with regard to the latter year gave a direction to the Income-tax Officer to recompute the penalty. Against the orders of the Appellate Assistant Commissioner, the assessee preferred appeals to the Income-tax Appellate Tribunal and the Tribunal confirmed the orders of the Appellate Assistant Commissioner. It is the correctness of this order of the Tribunal that is challenged in the form of the question referred to this court and extracted above.

4. The argument advanced on behalf of the assessee is that since the Income-tax Officer has collected interest under the proviso to Section 139(1) of the Act, the Income-tax Officer had no jurisdiction to levy penalty under Section 271(1)(a) of the Act. We are of opinion that this contention is without substance. Section 271(1)(a) of the Act, so far as it is relevant, states :

' If the Income-tax Officer or the Appellate Assistant Commissioner in the course of any proceedings under this Act, is satisfied that any person--

(a) has without reasonable cause failed to furnish the return of total income which he was required to furnish under Sub-section (1) of Section 139 or by notice given under Sub-section (2) of Section 139 or Section 148 or has without reasonable cause failed to furnish it within the time allowed and in the manner required by Sub-section (1) of Section 139 or by such notice, as the case may be.......

he may direct that such person shall pay by way of penalty,--

(i) ....in addition to the amount of the tax, if any, payable by him, a sum equal to two per cent. of the tax for every month during which the default continued, but not exceeding in the aggregate fifty per cent. of the tax...... '

5. Thus, it will be seen that this provision attracts the liability to penalty in two circumstances : one is, failure to furnish the return itself without reasonable cause and the second is, failure to furnish the return within the time allowed and in the manner required by Sub-section (1) of Section 139 or by such notice, without reasonable cause. As we pointed out already, in this case, as per the provisions of Section 139(1) of the Act, returns were due on September 30, 1965, and September 30, 1966, respectively, and the said returns were filed only after the expiry of the respective dates and after the lapse of the time referred to already. Section 139(1) of the Act contains a proviso enabling the Income-tax Officer to extend the time for filing the return on an application made in the prescribed manner by the assessee. In this case, admittedly no application was presented by the assessee in the prescribed manner to the Income-tax Officer for extension of time for filing the returns. Equally, admittedly the Income-tax Officer had no occasion to pass any order extending the time for filing the returns, as there was no application for such extension. However, the learned counsel for the assessee contended that even when there was no application by the assessee and there was no express order by the Income-tax Officer extending the time, so long as the Income-tax Officer had collected the interest as provided in the third sub-clause of the proviso to Sub-section (1) of Section 139, he must be deemed to have extended the time and, therefore, the returns filed by the assessee were within the time as contemplated by Section 139 and, therefore, the penalty cannot be levied under Section 271(1)(a) of the Act. We are of the opinion that this argument is misconceived. We are not concerned in the present case with whether the collection of interest by the Income-tax Officer under the proviso to Section 139(1) was correct or not. All that we are pointing out is that there was no application by the assessee for extension of time for submitting the returns and consequently there was no order by the Income-tax Officer extending the time for submission of the returns. So long as the returns were not filed before the dates mentioned in Section 139(1) of the Act and so long as there had been no order by the Income-tax Officer extending the time for filing the returns, it must necessarily follow that the returns filed by the assessee had not been filed within the time allowed and in the manner required by Sub-section (1) of Section 139. If so, on the face of it, the provisions of Section 271(1)(a) are clearly attracted and, therefore, the penalty was lawfully levied on the assessee. Under these circumstances, we answer the question referred to us in the negative and against the assessee. There will be no order as to costs.


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