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Commissioner of Income-tax Vs. United India Fire and General Insurance Co. - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtChennai High Court
Decided On
Case NumberTax Case Nos. 740 and 741 of 1979 (Reference Nos. 421 and 422 of 1979)
Judge
Reported in[1990]182ITR355(Mad)
ActsIncome Tax Act, 1961 - Sections 28
AppellantCommissioner of Income-tax
RespondentUnited India Fire and General Insurance Co.
Appellant AdvocateDeokinandan, Adv.
Respondent AdvocateK.M.L. Majele, Adv.
Excerpt:
- .....the following two questions have been referred to this court for its opinion by the income-tax appellate tribunal at the instance of the revenue : '1. whether, on the facts and in the circumstances of the case, the appellate tribunal was right in holding that the gross dividend income should be deducted while computing the chargeable profits for the purpose of surtax and not the dividend income for 1971-72 and 1972-73 and 2. whether, on the facts and in the circumstances of the case, the appellate tribunal was right in directing the income-tax officer to exclude the sum of rs. 2,45,000 for calculating the calculating the cost of investments for the application of rule 2 of the second scheduled to the companies (profits) surtax act, 1964, for the assessment year 1971-72 ' 2. so far.....
Judgment:

Ramanujam, J.

1. For the assessment year 1971-72 and 1972-73, the following two questions have been referred to this court for its opinion by the Income-tax Appellate Tribunal at the instance of the Revenue :

'1. Whether, on the facts and in the circumstances of the case, the Appellate Tribunal was right in holding that the gross dividend income should be deducted while computing the chargeable profits for the purpose of surtax and not the dividend income for 1971-72 and 1972-73 and

2. Whether, on the facts and in the circumstances of the case, the Appellate Tribunal was right in directing the Income-tax Officer to exclude the sum of Rs. 2,45,000 for calculating the calculating the cost of investments for the application of rule 2 of the Second Scheduled to the Companies (Profits) Surtax Act, 1964, for the assessment year 1971-72 '

2. So far as the first question is concerned, we find that it is covered by a decision rendered by this court in T.C. Nos. 1196 to 1198 of 1977, dated October 6, 1983 (CIT v. Sundaram Industries (P.) Ltd. : [1985]151ITR769(Mad) ). In view of the said decision, the first question has to be answered against the Revenue and it is answered accordingly.

3. Coming to the second question, it is also covered by the decision of this court in Addl. CIT v. Madras Motor and General Insurance Co. Ltd. : [1979]117ITR354(Mad) , which is against the Revenue. Therefore, the second question is also answered against the Revenue. There will, however, be no order as to costs.


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