K C KHANNA Vs. INCOME TAX OFFICER
LAWS(IT)-1982-3-33
INCOME TAX APPELLATE TRIBUNAL
Decided on March 20,1982

Appellant
VERSUS
Respondents

JUDGEMENT

T.V. Rajagopala Rao, Judicial Member - (1.) THESE three appeals are preferred by the assessee against the common order dated 7-12-1981 passed by the Commissioner, Delhi-V, whereby he had directed the ITO to include the assessed income of K.C. Khanna & Sons, HUF, for the assessment years 1977-78, 1978-79 and 1979-80 as part of the income of Shri K.C. Khanna for each of these assessment years, enhancing the individual assessments of Shri K.C. Khanna suitably.
(2.) The facts lie in a narrow compass and they may be stated as under : Shri K.C. Khanna, his wife Smt. Pushpa Rani, his minor son Sundeep and his two unmarried daughters, according to the assessee, constitute his family of which he is the karta. Prior to the assessment year 1977-78, his family was not assessed to tax. However, both Shri K.C. Khanna and wife Smt. Pushpa Rani are assessees in their individual capacities and their permanent account numbers are 22-003 ; Dx-4390/DLI/I (1) and 22-024/PQ-2685/DLI (2). Right from the assessment year 1964-65, Shri K.C. Khanna is earning income as a broker in wholesale cloth business. However, for the period from 1-4-1974 to 31-3-1976, i.e., for the assessment years 1975-76 and 1976-77, Shri K.C. Khanna, besides earning commission in his brokerage business also started a wholesale cloth business. His turnover for the assessment year 1975-76 as a wholesale cloth merchant was Rs. 3,23,107 and for the assessment years 1976-77 it was Rs. 7,02,101. In the assessment year 1976-77, the total returned income both from brokerage as well as from cloth business of Shri K.C. Khanna was Rs. 38,460, Shri K.C. Khanna had no business premises of his own and he had carried on the wholesale cloth business in a rented premises. It is the case of the assessee that he closed down his wholesale cloth business on 31-3-1976 by stopping any further purchases and sales, which used to be on credit basis. It is the case of the assessee that from 1-4-1976, the family of Shri K. C. Khanna started the wholesale business in cloth. The family had no business premises of its own nor any telephone facility. Its purchases and sales were all on credit basis. On 15-4-1976, bank account was opened in the name of the HUF in the Mercantile Bank Ltd. The purchases and sales were made in the name of the HUF. The family had raised loans from some of its members and paid them interest. Separate set of accounts were maintained for business carried on by the HUF. At page 12 of the paper book, the details of interest receipts and payments for the assessments year 1977-78 are furnished. According to those details, Shri K.C. Khanna was paid interest of Rs. 3,800 in the assessment year 1977-78 from out of the HUF's business. So also, as per the details furnished at page 13 of the paper compilation, Shri K.C. Khanna was given Rs. 8,341,88 and Smt. Pushpa Rani was given Rs. 1,800 as interest by the HUF in the assessment year 1978-79. It is the case of the assessee that these interest amounts were duly shown in the individual' returns of Shri K.C. Khanna and Smt. Pushpa Rani and they were accepted by the department. The assessee further submits that no doubt, the HUF had no property and had not possessed any ancestral nucleus but nothing prevents the HUF under law to start a business or to secure credit from others for purposes of business. Simply because, the assessee's case continues, that Shri K.C. Khanna, Smt. Pushpa Rani, Shri Ram Sahai Mal Sehgal and Smt. Madhu had given certain loans and simply because the assessee's family utilised those funds for purposes of its business, the creditors of the HUF cannot become the real owners of the business. Shri K.C. Khanna is both an individual and a manager of the HUF. Under law, Shri K.C. Khanna is entitled to carry on the business as a wholesale cloth merchant on behalf of his HUF from 1-4-1976. Simply because from 1-4-1974 to 31-3-1976, he carried on wholesale cloth business in his own name does not make the subsequent business carried on by the HUF as the individual business of Shri K.C. Khanna, especially when it is not a continuation of the old business taut it is altogether a new business in the name of the HUF. It is submitted before us that Mrs. Madhu is the married daughter of Shri K.C. Khanna, Shri Ram Sahai Mai Sehgal is his father-in-law and Khanna Trading is the sole proprietary concern looked after by Smt. Pushpa Rani herself. For the assessment year 1977-78, the assessed income of the HUF stood at Rs. 25,670. For the assessment year 1978-79, the same stood at Rs. 8,250. The individual assessments of Shri K.C. Khanna for 1977-78, 1978-79 and 1979-80 were already completed. The assessments of the HUF were completed on protective basis. The Commissioner gave a notice dated 26-11-1981 proposing either to enhance the income of Shri K.C. Khanna for each of the assessment years 1977-78, 1978-79 and 1979-80 or to set aside his individual assessments for those three assessment years under Section 263 of the Income-tax Act, 1961 ("the Act"). The assessee filed his objections on 4-12-1981 before the Commissioner. A copy of the objections are now furnished at pages 3 to 10 of the paper compilation. The learned Commissioner, after hearing the assessee and his objections, held that the business of the HUF, K.C. Khanna & Sons, had not been inherited. No ancestral funds were available and, therefore, the property is not acquired with the aid of ancestral funds and for this reason also it cannot be considered as a joint family property. He further held that it is not a case where the business is being carried on through the joint efforts by the members of the family because the business in question is being carried on by the efforts of Shri K.C. Khanna, individually. Therefore, he held that the income earned from this business could not be treated as belonged to the joint family and the business could not have the character of joint family property. Aggrieved by the order of the Commissioner under Section 263, at present three appeals are filed before us and thus the matters stand for our consideration.
(3.) WE have heard Shri G.R. Agnihotri, learned counsel for the assessee, and Shri C.V. Gupte, learned representative for the department. On behalf of the assessee, a paper compilation comprising 23 pages is filed. Shri Agnihotri contended before us that the Commissioner ought not to have passed the impugned order under Section 263 as the interests of the revenue never suffered in any of the three assessment years now under consideration. It is only the HUF which had carried on the business as a wholesale cloth merchant and the income earned in that business has been rightly assessed by the ITO, Distt. I (3), Delhi, in the name of the HUF. The order of the Commissioner that the wholesale business is being carried on only by Shri K.C. Khanna and no other member of the joint family contributed his or her joint efforts in the business venture, that his further finding that for purposes of business, the HUF also raised loans from the market which would be apparently on the personal security of Shri K.C. Khanna, individual, because he had been in the market for a very long time, are based on mere conjectures and there is no credible evidence, worth the name on record, to come to those conclusions. It is further argued that the absence of declaration on the part of Shri K.C. Khanna, impressing this cloth business with the character of HUF property and the fact that loans were advanced for the HUF's business by Shri K.C. Khanna and his wife Smt. Pushpa Rani Khanna were taken as circumstances in favour of the department to conclude that the business of the HUF is, in fact, the business of Shri K.C. Khanna individual. According to the assessee, this conclusion should not have flown from the facts formed by him. It is contended that there is no question of Shri K.C. Khanna, impressing this business with the character of HUF property and declaring it to be that of HUF property. There is no occasion for invoking the provision of Section 64(2) as there was no declaration and no impression by Shri K.C. Khanna. The definite case of the assessee was that his individual business was closed on 31-3-1976 and the HUF's business started on 1-4-1976. Both the above businesses are different entities. Under Section 2(3), the joint family is one of the specified entities assessable under the Income-tax Act. When that is so, it is erroneous on the part of the Commissioner to presume that K.C. Khanna & Sons cannot carry on its business unless Shri K.C. Khanna makes a declaration and impresses the business carried on by him with the character of the HUF. As against this, the learned departmental representative relies upon the Commissioner's order and steadfastly maintains that the impugned order is quite correct, legal, just and, hence, there are no grounds to interfere with that order.;


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