VISVESVARAYA TECHNOLOGICAL UNIVERSITY Vs. ASSISTANT COMMISSIONER OF INCOME TAX
LAWS(SC)-2016-4-24
SUPREME COURT OF INDIA
Decided on April 22,2016

Visvesvaraya Technological University Appellant
VERSUS
ASSISTANT COMMISSIONER OF INCOME TAX Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) The appellant University, namely, Visvesvraya Technological University (VTU) has been constituted under the Visveswaraiah Technological University Act, 1994 (for short "VTU Act"). It discharges functions earlier performed by the Department of Technical Education, Government of Karnataka. The University exercises control over all Government and Private Engineering Colleges within Karnataka.
(3.) For the Assessment Years 2004-2005 to 2009-2010 notices under Section 148 of the Income Tax Act, 1961 (for short "the Act") were issued to the appellant University Assessee. Eventually returns were filed for the Assessment Years in question declaring 'Nil' income and claiming exemption under Section 10(23C)(iiiab) of the Act. The aforesaid claim of exemption was negatived by the Assessing Officer who proceeded to make the assessments. The same view has been taken by all the Authorities under the Act and also by the High Court in the order under challenge in the present proceedings.;


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