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The Catholic Syrian Bank Ltd. Vs. the Addl. Commissioner of Income Tax - Court Judgment

LegalCrystal Citation
CourtKerala High Court
Decided On
Case NumberITA.No. 98 of 2011
Judge
AppellantThe Catholic Syrian Bank Ltd.
RespondentThe Addl. Commissioner of Income Tax
Excerpt:
income tax act, 1988 - section14a - appellant/assessee filed this income tax appeal against disallowing under section 14a of the income tax act and assessment of excess cash suspense account – appellant/ assessee tax case was referred to tribunal regarding disallowance and assessment of excess cash as suspense account - tribunal rejected the claim of the assessee in respect of the arrears carried over for several years - two questions were raised in the present case that disallowance of amount under section 14a of the income tax act and assessment of excess cash in the custody of assessee/appellant which is kept in suspense account under the head that other liabilities and provisions – petition filed -.....against the assessee and in favour of the revenue. 2. next question pertains to assessment of excess cash in the custody of the assessee which is kept in suspense account under the head "other liabilities and provisions". on going through the tribunal's order we notice that assessee themselves conceded that the amount is excess cash with them retained for several years and there is no claimant for the same. we do not know why it is not income as the assessee themselves have no case that it is payable to anybody or it is a liability due from assessee to any person. we do not find any question of law arising from decision of the tribunal on this issue wherein the finding recorded is that the amount does not represent liability and it is wrongly shown by the assessee as liability. even.....
Judgment:

Ramachandran Nair, J.

1. Heard Senior counsel Sri.Sarangan appearing for the appellant- assessee and Standing Counsel for the respondent. The first question raised pertains to disallowance under Section 14A of the Income Tax Act which stands covered against the assessee by judgment of this court in COMMISSIONER OF INCOME TAX Vs. CATHOLIC SYRIAN BANK LTD. and OTHERS reported in 237 CTR 164. Following this judgment we answer this question against the assessee and in favour of the Revenue.

2. Next question pertains to assessment of excess cash in the custody of the assessee which is kept in suspense account under the head "other liabilities and provisions". On going through the Tribunal's order we notice that assessee themselves conceded that the amount is excess cash with them retained for several years and there is no claimant for the same. We do not know why it is not income as the assessee themselves have no case that it is payable to anybody or it is a liability due from assessee to any person. We do not find any question of law arising from decision of the Tribunal on this issue wherein the finding recorded is that the amount does not represent liability and it is wrongly shown by the assessee as liability. Even though counsel for the appellant has relied on decision of the Bombay High court in COMMISSIONER OF INCOME TAX Vs. BANK OF RAJASTAN reported in (2010) 40 DTR (Bom.) 173, what we notice is that unlike in this case cash found is not excess carried over for several years but is excess cash available in the immediate past year. So much so, when there is no possibility of any one claiming any amount against this surplus in the suspense account maintained by the assessee, in our view, appellant cannot treat it as a liability or a provision for liability.

Further, as and when a claim is made and the appellant has to make any payment, the same will be allowable as a deduction in the year in which the claim is made. So much so, in our view, the Tribunal rightly rejected the claim of the assessee atleast in respect of the arrears carried over for several years. However, we feel that the excess found during the previous year need not be treated as income and can be treated as surplus in the suspense account for three years to meet a liability in the event of any claim being made. We, therefore, confirm the finding of the Tribunal on this issue in respect of arrears brought forward except Rs.95,000/- which is the excess found in the previous year.


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