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Reckitt and Colman of India Ltd. Vs. Commissioner of Income-tax - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtKolkata High Court
Decided On
Case NumberIncome-tax Reference No. 257 of 1976
Judge
Reported in(1982)26CTR(Cal)24,[1982]135ITR698(Cal)
AppellantReckitt and Colman of India Ltd.
RespondentCommissioner of Income-tax
Appellant AdvocateManisha Seal, Adv.
Respondent AdvocateB.K. Naha, Adv.
Excerpt:
- .....as follows : monthtrading receipts deposited in the bank overdraft account as per assessment ordertaxes paid from the bank over draft account as per assessment order(1)(2)(3) rs.rs.november 196939,18,5888,42,865december 196929,56,97614,52,504january 197046,70,07540,931february 197067,68,6106,991 1,49,282 3,62,506june 197057,57,36210,50,210 3,92,185september 197041,04,82519,49,895 10,75,662october 197059,62,2519,023 3,41,38,68173,32,0542. in the background of these facts which will appear from the order of the ito in the instant reference for the assessment year 1971-72, it appears to us that, in view of the principles enunciated by us in i.t. ref. no. 438 of 1975 (woolcombers india ltd. v. cit), judgment delivered on 12th february, 1981 (since reported in : [1982]134itr219(cal) ), the.....
Judgment:

Sabyasachi Mukharji, J.

1. It appears that in this reference in respect of the relevant year the profits of the company before payment of taxes as per the profit and loss account was Rs. 1,06,62,415. The income returned by the assessee was Rs. 1,06,80,025. The income assessed by the ITO as per the assessment order appearing in the paper book was Rs. 1,08,05,310. The taxes that were paid by the assessee for the year were Rs. 73,32,054. The month-wise break-up appears to be as follows :

MonthTrading receipts deposited in the bank overdraft account as per assessment orderTaxes paid from the bank over draft account as per assessment order

(1)(2)(3)

Rs.Rs.November 196939,18,5888,42,865December 196929,56,97614,52,504January 197046,70,07540,931February 197067,68,6106,991 1,49,282 3,62,506June 197057,57,36210,50,210 3,92,185September 197041,04,82519,49,895 10,75,662October 197059,62,251

9,023

3,41,38,681

73,32,054

2. In the background of these facts which will appear from the order of the ITO in the instant reference for the assessment year 1971-72, it appears to us that, in view of the principles enunciated by us in I.T. Ref. No. 438 of 1975 (Woolcombers India Ltd. v. CIT), judgment delivered on 12th February, 1981 (since reported in : [1982]134ITR219(Cal) ), the question referred to this court, which is as follows : -

'Whether, on the facts and in the circumstances of the case, the Tribunal was justified in holding that the proportionate interest paid by the applicant on the amount utilised for payment of taxes out of the overdraft account is not an allowable deduction ?'

must be answered in the negative and in favour of the assessee.

3. In the facts and circumstances of the case, the parties will pay and bear their own costs.

Sudhindra Mohan Guha, J.

4. I agree.


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