COMMISSIONER OF INCOME-TAX Vs. P MAHALAKSHMI
LAWS(KAR)-1981-10-1
HIGH COURT OF KARNATAKA
Decided on October 13,1981

COMMISSIONER OF INCOME-TAX Appellant
VERSUS
P.MAHALAKSHMI Respondents

JUDGEMENT

Venkatachaliah, J. - (1.) The reference in ITRC No. 101 of 1978 under Section 256(1) of the I.T. Act, 1961 (to be referred to as " the Act "), arises out of the appellate order dated March 31, 1977 of the Income-tax Appellate Tribunal, Bangalore Bench, Bangalore, in I.T. Appeal No. 82 (Bang)/ 76-77.
(2.) The other eight connected references arise out of corresponding appeals disposed of by the Tribunal following its order in I.T. Appeal No. 82 (Bang)/76-77.
(3.) The question referred for the opinion of this court in ITRC No. 101/78 is: " Whether in law and on facts, the Appellate Tribunal was justified in holding that compensation for injurious affection of the remaining land, i.e., the land not acquired, cannot be regarded as forming part of the full value of the consideration for the land acquired for the purpose of computation of capital gains under Section 48 of the Income-tax Act, 1961 ?";


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.