VAISHNAVI EDUCATIONAL SOCIETY Vs. THE DEPUTY CIT
LAWS(IT)-2014-11-16
INCOME TAX APPELLATE TRIBUNAL
Decided on November 07,2014

Vaishnavi Educational Society Appellant
VERSUS
The Deputy Cit Respondents

JUDGEMENT

Asha Vijayaraghavan, Member (J) - (1.) THE above three appeals by the assessee are directed against common order of the CIT(A), Guntur dated 24.2.2014 for assessment years 2007 -08, 2008 -09 and 2009 -10. Since the issues involved are common these appeals are clubbed together, heard together and are disposed of by this common order for the sake of convenience. I.T.A. No. 1179/Hyd/2014 - A.Y. 2007 -08
(2.) THE only issue in this year is that the learned CIT(A) is not justified in confirming the addition of Rs. 12,50,000 as anonymous donations attracting the provisions of section 115BBC of Income -tax Act, 1961. Facts of the case are that a search and seizure action at the residence of Dr. K. Ramachandra on 12.2.2009. During the course of search, certain documents belonging to the assessee -society were seized. Subsequently, notices u/s. 153C were issued to the assessee who filed its returns of income for A.Ys. 2007 -08 and 2008 -09 on 1.10.2010 admitting nil income for both the assessment years and for A.Y. 2009 -10 the assessee admitted loss of Rs. 1,73,054.
(3.) ASSESSMENT order u/s. 143(3) r.w.s. 153C was passed on 24.12.2010 adding an amount of Rs. 12,50,000 being anonymous donations u/s. 115BBC of Income -tax Act, 1961 for A.Y. 2007 -08.;


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