ASSTT. COMMISSIONER OF INCOME TAX Vs. INLAY MARKETING PVT. LTD.
LAWS(IT)-2014-11-3
INCOME TAX APPELLATE TRIBUNAL
Decided on November 14,2014

Asstt. Commissioner Of Income Tax Appellant
VERSUS
Inlay Marketing Pvt. Ltd. Respondents

JUDGEMENT

- (1.) THESE appeals filed by the revenue and COs filed by the assessee have been preferred against the order of the CIT. (A) -II, New Delhi dated 17.5.2012 in Appeal No. 504, 505, 503, 506, 507 and 508/10 -11 for AYs 2003 -04 to 2008 -09 respectively. Since all above captioned appeals and COs have arisen from one order of CIT(A) -II Delhi, we have clubbed them together and are adjudicating them by this consolidated order.
(2.) BRIEFLY stated the facts giving rise to these appeals and COs are that a search and seizure operation under Section 132 of the Act was carried out in the cases of Shri B.K. Dhingra, Smt. Poonam Dhingra and M/s. Madhusudan Buildcon (P) Ltd. on 20.10.2008 and during the course of search at their residential premises at F -6/5, Vasant Vihar, New Delhi, certain documents belonging to the assessee were seized. On the basis of documents so found belonging to the assessee company, proceedings were initiated in the cases of the assessee company under Section 153C r/w section 153A of the Act. Initially the case of the assessee company was centralized with ACIT, Central Circle 17 under Section 127 of the Act vide order of CIT(A) -Dehradun -IV, New Delhi dated 14.12.2009.
(3.) A notice under Section 153C of the Act was issued to the assessee company to file return for AY 2003 -04 to 2008 -09 within 15 days of the service of notices. In response to the notice under Section 153C of the Act, the assessee filed a return for six assessment years as required by the Assessing Officer on 8.9.2010. Subsequently, the cases were transferred to Central Circle -21 vide order dated 19.10.2010 passed under Section 127 of the Act. The Assessing Officer rejected the legal contentions of the assessee and made additions pertaining to unexplained purchases under Section 69C of the Act and expenses disallowed as per discussion in the respective assessment orders.;


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