STATE OF PUNJAB & ORS. Vs. M/S. SHREYANS INDUS LTD. ETC.
LAWS(SC)-2016-3-6
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on March 04,2016

State of Punjab and Ors. Appellant
VERSUS
M/S. Shreyans Indus Ltd. Etc. Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) In these appeals, the judgment which is impugned is passed by the High Court of Punjab & Haryana. The issue involved in these appeals is identical which pertains to the interpretation that is to be accorded to sub-section (10) of Section 11 of Punjab General Sales Tax Act, 1948 (hereinafter referred to as the "Act"). It is for this reason that all these appeals were heard together and can conveniently be disposed of by one common judgment. Since SLP (C) Nos. 21712-21717 of 2009 was taken as the lead case, for understanding the nature of lis that is involved, the factual narration can be addressed from the said appeal.
(3.) In these appeals, we are concerned with Assessment Years 2000- 01, 2001-02, 2002-03 and 2003-04. Obviously, assessment in respect of these Assessment Years was to be made under the said Act. The assessee had filed quarterly returns in respect of the aforesaid Assessment Years. In terms of Section 11(3) of the Act, time-limit for completing the assessment provided therein is three years from the end of the year. Accordingly, assessments were to be made by 30th April, 2004 for the Assessment Year 2000-01, 30th April, 2005 for the Assessment Year 2001-02, 30th April, 2006 for the Assessment Year 2002-03 and 30th April, 2007 for the Assessment Year 2003-04. It is an admitted case that no assessment was made in respect of any of these Assessment Years by the aforesaid stipulated dates.;


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