COMMISSIONER OF INCOME TAX Vs. BALAJI WIRE PVT LTD
LAWS(DLH)-2007-8-106
HIGH COURT OF DELHI
Decided on August 27,2007

COMMISSIONER OF INCOME TAX Appellant
VERSUS
BALAJI WIRE PVT. LTD. Respondents

JUDGEMENT

MADAN B.LOKUR, J. - (1.) The Revenue is aggrieved by an order dated 31st January, 2006 passed by the Income Tax Appellate Tribunal, Delhi Bench 'A' in respect of a batch of appeals filed by a group of assessees called the Bansal Group.
(2.) Search and seizure operations under Section 132(1) of the Income Tax Act, 1961 (for short the Act) were conducted on 11th September, 2001 at various residential and business premises of a group of assessees, including the assessee before us, collectively called the Bansal Group. Thereafter, proceedings were initiated against the assessee under Section 158-BC of the Act. The Assessing Officer made huge additions and these additions were, by and large, confirmed by the Commissioner of Income Tax (Appeals) [CIT (A)]. The Tribunal set aside the orders of the CIT (A) and that is why the Revenue is before us. Since the facts of all the cases are more or less similar, they were dealt with by the Tribunal by one order and we do the same.
(3.) Two issues have been canvassed before us: firstly with regard to unexplained payment of commission and secondly with regard to excess stock of goods found in the searched premises.;


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