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Controller of Estate Duty Vs. Gouri Prasad Goenka - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtKolkata High Court
Decided On
Case NumberMatter No. 304 of 1969
Judge
Reported in[1979]117ITR346(Cal)
ActsEstate Duty Act, 1953 - Section 10
AppellantController of Estate Duty
RespondentGouri Prasad Goenka
Appellant AdvocateAjit Sengupta, Adv.
Respondent AdvocateK. Roy and ;R.N. Dutta, Advs.
Excerpt:
- .....1953, is as follows:'property taken under any gift, whenever made, shall be deemed topass on the donor's death to the extent that bona fide possession and enjoyment of it was not immediately assumed by the donee and thenceforwardretained to the entire exclusion of the donor or of any benefit to him bycontract or otherwise.' 8. the dy. ced held that the donee did not possess and enjoy the gifted amount to the entire exclusion of the donor as the money remained at the disposal of the firm. on appeal, the appellate ced upheld the decision of the deputy controller. on further appeal, the tribunal accepted the contention of the accountable person and held that section 10 of the e.d. act did not apply to the facts. the appeal of the assessee was accordingly allowed.9. it appears to us that.....
Judgment:

Sen, J.

1. This reference under Section 64(1) of the E.D. Act, 1953, was initiated by the CED and the Tribunal has drawn up a case and referred the following question:

'Whether, on the facts and in the circumstances of the case, the Tribunal was right in holding that the sum of Rs. 5 lakhs was not liable to be included in the estate of the deceased, Lakhi Prasad Goenka, under Section 10 of the Estate Duty Act ?'

2. The facts found and/or admitted are, inter alia, as follows:

3. Out of the assets received by him on partition of a HUF, one Lakhi Prasad Goenka made a gift of Rs. 5 lakhs to one Gouri Prasad Goenka onthe 26th October, 1954. This gift was effected by transfer from the donor's account in a firm known as Ram Dutt Ram Kishan Das Ram-chandra Goenka & Sons, in favour of the donee. Lakhi Prasad was a partner in the said firm and had 4/27ths share therein.

4. The entry effecting the transfer in favour of the donee was confirmed by the firm and subsequent thereto, the account was operated on by the donee, who used the money as and when necessary. The amount continued to stand to the credit of the donee in the books of the firm till the death of the donor.

5. On the 28th January, 1955, the donor adopted the donee as a son. The donor died subsequently on the 24th January, 1958.

6. The controversy in this case is whether the said sum of Rs. 5 lakhs should be included in the estate of the deceased donor under Section 10 of the E.D. Act for assessment of estate duty.

7. The material part of Section 10 of the E.D. Act, 1953, is as follows:

'Property taken under any gift, whenever made, shall be deemed topass on the donor's death to the extent that bona fide possession and enjoyment of it was not immediately assumed by the donee and thenceforwardretained to the entire exclusion of the donor or of any benefit to him bycontract or otherwise.'

8. The Dy. CED held that the donee did not possess and enjoy the gifted amount to the entire exclusion of the donor as the money remained at the disposal of the firm. On appeal, the Appellate CED upheld the decision of the Deputy Controller. On further appeal, the Tribunal accepted the contention of the accountable person and held that Section 10 of the E.D. Act did not apply to the facts. The appeal of the assessee was accordingly allowed.

9. It appears to us that the question stands covered by the decision ofthe Supreme Court in CIT/CED v. N. R. Ramarathnam : [1973]91ITR1(SC) .The facts of the case were that the deceased, his three sons and a daughterwere partners in a firm which carried on money-lending business. Priorto his death the deceased transferred to his sons and daughter variousamounts by adjustment entries in the books of the firm against the balanceto his credit in the firm. The amounts remained with the firm and wereutilised in the business. The assessee continued to be a partner of the firmtill his death. A question arose whether the sums transferred to the sonsand daughter of the assessee would be included in the property passing onhis death. The Supreme Court, following its earlier decision in CED v.C. R. Ramachandra Gounder : [1973]88ITR448(SC) , held that the saidamount would not be liable to estate duty and was not property deemed topass on the death of the deceased.

10. Following the said judgment, we answer the question in the affirmative and in favour of the accountable person. There will be no order as to costs.

C.K. Banerji, J.

11. I agree.


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