V GOPAL Vs. INCOME TAX OFFICER
LAWS(IT)-1992-10-19
INCOME TAX APPELLATE TRIBUNAL
Decided on October 30,1992

Appellant
VERSUS
Respondents

JUDGEMENT

S. Kannan, Accountant Member - (1.) THIS appeal by the assessee is directed against the order in revision passed by the Commissioner of Income-tax Madurai, on 25-3-1991.
(2.) The assessee, an individual, is running a tailoring establishment at Madurai. The assessment year is 1983-84, the year of account ending on 31-3-1983 being the relevant previous year. For the said assessment year, the assessee had, on 29-8-1984, filed his return of income disclosing a total income of Rs. 38,680 as detailed below: JUDGEMENT_7959_TLIT0_19920.htm On 5-10-1982, the Department had conducted search and seizure operations, in the course of which the Department discovered and seized several Order Books, Daily Collection Chittai and Day Books, revealing the full extent of the assessee's income. Certain investments in certain properties, both movable and immovable, also came to light.
(3.) IN the course of the assessment proceedings for the assessment year 1983-84, the Assessing Officer naturally used the seized material as the starting point for making inquiries. On a close study of the seized material, the Assessing Officer found that the assessee was maintaining Order Books for the orders executed. The daily collections are first recorded in the Daily Collection Chittai. Thereafter, the entries in the Chittai are taken to the Day Book and the Ledger. The Assessing Officer further found that the assessee had omitted to record the daily collections in the Chittai and consequently in the Day Book and the Ledger. The details of the extent of the collections omitted to be recorded are given below : JUDGEMENT_7959_TLIT0_19921.htm ;


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