VACUUM INSTRUMENTS CO LTD Vs. INCOME TAX OFFICER
LAWS(IT)-2008-1-1
INCOME TAX APPELLATE TRIBUNAL
Decided on January 31,2008

Appellant
VERSUS
Respondents

JUDGEMENT

P.N. Parashar, J.M. - (1.) THIS appeal has been filed by the assessee against the order of the learned CIT(A)-XX New Delhi dt. 18th Aug., 2004 for the asst. yr. 2001-02.
(2.) Shri Madhu Sudan Sahni, advocate, chartered accountant appeared for the assessee whereas Dr. Devender Singh, Departmental Representative represented the Revenue. The only effective ground taken in this appeal is as under: The learned CIT(A) was not justified to uphold the disallowance of PF and ESIC amounting to Rs. 3,66,842 and Rs. 72,015 respectively. The disallowance of PF and ESIC at Rs. 3,66,842 and Rs. 72,015 respectively is unfounded and uncalled for and extremely exorbitant.
(3.) THE assessee had claimed deductions in respect of payments of PF and ESIC. THE AO has examined the details furnished by the assessee and found that following payments were made beyond the date and even after the grace period of 5 days allowed by the PF Department: JUDGEMENT_3615_TLIT0_20080.htm In view of the above, he disallowed a sum of Rs. 3,68,842 relating to PF contribution and a sum of Rs. 72,015 relating to ESIC contributions.;


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