ASSISTANT COMMISSIONER OF INCOME TAX Vs. SANDEEP S. NANVATI
LAWS(IT)-2014-5-50
INCOME TAX APPELLATE TRIBUNAL
Decided on May 16,2014

Appellant
VERSUS
Respondents

JUDGEMENT

N.S.SAINI,AM. - (1.) THIS is an appeal filed by the Revenue and the cross -objection filed by the assessee.
(2.) GROUND no. 1 of the appeal of the Revenue and ground no. 1 of the cross -objection of the assessee are directed against the order of the CIT(A) in restricting the addition made on account of various expenses to Rs 3,00,000/ - in place of Rs 33,73,566/ - made by the Assessing Officer.
(3.) IN the cross -objection, the grievance of the assessee is that the CIT(A) erred in confirming Rs 3,00,000/ - from out of the disallowance of 25% of labour wage expenses and 20% other direct expenses listed by the Assessing Officer. The brief facts of the case are that the Assessing Officer observed that the assessee has debited following expenses in his account maintained for Surat: i) Labour supply expenses Rs 41,85,939/ - ii) Labour wages expenses Rs 68,75,038/ - Rs 1,10,60,977/ - iii) Fabrication labour exp. Rs 89,066/ - iv) Transportation expenses Rs 21,93,410/ - v) Tractor rent Rs 6,62,127/ - vi) Miscellaneous expenses Rs 97,005/ - Rs 30,41,608/ - ;


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