BHARAT KRISHAK SAMAJ Vs. DEPUTY DIRECTOR INCOME TAX
LAWS(DLH)-2007-8-121
HIGH COURT OF DELHI
Decided on August 30,2007

BHARAT KRISHAK SAMAJ Appellant
VERSUS
DEPUTY DIRECTOR INCOME TAX Respondents

JUDGEMENT

MADAN B.LOKUR, J. - (1.) The Assessee is aggrieved by an order dated 28th February, 2006 passed by the Income Tax Appellate Tribunal, Delhi Benche "E", New Delhi in ITA No.831/Del/2002 relevant for the Assessment Year 1997-98.
(2.) Admit.
(3.) The following substantial questions of law arise for consideration: - (a) Whether on the facts and in the circumstances of the case the Income Tax Appellate Tribunal was right in law in negating the assessee's claim for accumulation of unspent income in the sum of Rs.8,16,799/- for the assessment year 1997-98" (b) Whether the Income Tax Appellate Tribunal was right in holding that the sum of Rs.2,00,000/- received by the assessee from WAFM for holding a national convention for farmers was not a capital receipt in the hands of the assessee but was its income under Section 2(24)(iia) of the of the Income Tax Act, 1961";


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