ADDITIONAL COMMISSIONER OF INCOME TAX Vs. MOHAMMAD AND SONS
LAWS(RAJ)-1984-3-25
HIGH COURT OF RAJASTHAN
Decided on March 07,1984

ADDITIONAL COMMISSIONER OF INCOME-TAX Appellant
VERSUS
MOHAMMED AND SONS. Respondents


Referred Judgements :-

DINABANDHU SAHU VS. JADUMONI MANGARAJ [REFERRED TO]



Cited Judgements :-

COMMISSIONER OF INCOME TAX VS. PURKHA RAM [LAWS(RAJ)-1986-5-14] [REFERRED TO]


JUDGEMENT

S.K. Mal Lodha, J. - (1.)THIS court by its order dated November 21, 1974, directed the Income-tax Appellate Tribunal, Jaipur Bench, Jaipur (for short "the Tribunal" herein), to draw up the statement of the case and to refer the following question of law arising out of its order dated March 13, 1972 :
"Whether, on the facts and in the circumstances of the case, the Appellate Tribunal could take the view that there were disputes or non-co-operation amongst the partners of the assessee of the nature stated in its reply to the notice under Section 274(1) of the Income-tax Act and it constituted 'reasonable cause' for the failure to furnish the return of income within the meaning of Section 271(1)(a) of the Act ?"

(2.)THE assessee is a registered firm. In this reference, we are concerned with the assessment year 1962-63. THE assessee was required to file the return in respect of the assessment year 1962-63 by August 31, 1962. An application in Form No. 6 for extension of two months' time for filing the return was submitted on August 31, 1962, and extension was sought on the ground that the accounts of the assessee were under audit. THE Income-tax Officer (ITO) granted two months' time as prayed for for filing the return. THE return was not filed till the expiry of the time granted to the assessee. THE return was filed on February 24, 1965. As there was default in filing the return within the extended time, the ITO under Section 27I(1)(a) read with Section 274 of the I.T. Act, 1961 (XLIII of 1961) (which will hereinafter be referred to as "the Act"), initiated penalty proceedings. In pursuance of the notice, written reply dated February 23, 1967, was filed. It was stated, inter alia, in the reply that the return of the firm (assessee) could not be filed on account of disputes amongst the partners as some partners did not co-operate in submitting the full particulars regarding the transactions done through them and this constituted "reasonable cause" for not filing the return in time. THE ITO was not satisfied with the explanation given by the assessee and came to the conclusion that there was no reasonable cause which prevented the assessee from filing the return in time. He, therefore, by his order dated March 20, 1967, imposed a penalty of Rs. 16,412 under Section 271(1)(a) of the Act. THE assessee filed an appeal. Before the AAC, five letters were filed. THEre are five letters dated October 12, 1962, December 5, 1962, December 4, 1963, April 23, 1965, and December 19, 1965. THEse letters as annexures C-1, C-2, C-3, C-4 and C-5 have been made part of the statement of the case. THE AAC by his order dated March 20, 1969, dismissed the appeal holding that there was no reasonable excuse which prevented the assessee from filing the return in time under Section 139(1) of the Act. A further appeal was taken before the Tribunal. THE Accountant Member held that prior to June 2, 1964, there was reasonable cause which prevented the assessee from filing the return in time and that beyond June 2, 1964, there was no reasonable cause for filing the return in time. THE Judicial Member, however, did not agree with the Accountant Member in so far as the latter held that there was reasonable cause for not filing the return prior to June 2, 1964. He was further of the opinion that there was no reasonable cause for not filing the return prior to June 2, 1964. On account of the difference of opinion between the Accountant Member and the Judicial Member, the question was formulated and referred to the President of the Income-tax Appellate Tribunal under Section 255(4) of the Act. That question was assigned by the President of the Income-tax Appellate Tribunal to the Judicial Member of the Delhi Bench. THE third Member answered the question referred in the negative and expressed his agreement with the findings reached by the learned Accountant Member. THE Tribunal on the basis of the opinion of the third Member by its order dated March 13, 1972, decided the appeal and it was held that there was reasonable cause for the delay in filing the return for the period from October 31, 1962, to June 2, 1964 (inclusive of the extended period of two months) and that after June 2, 1964, till February 24, 1965, there was no reasonable cause which prevented the assessee from filing the return. THE Revenue submitted an application under Section 256(2) and this court as stated above and while allowing the application, required the Tribunal to state the case on the question stated hereinabove and to refer it to this court for decision.
We have heard the learned counsel for the Revenue as well as Shri S. K. Kackar appearing for the assessee.

In the written reply to the notice, the assessee has, inter alia, stated that the return of the assessee-firm could not be filed because of disputes amongst the partners as some partners did not co-operate in submitting the full particulars regarding the transactions done through them. The ITO in his order, annex. B, dated March 20, 1967, has stated that no evidence was produced before him in support of the fact that it was on account of the disputes amongst the partners as some partners did not cooperate in submitting the full particulars regarding the transactions done through them. The ITO took into consideration that the assessee was carrying on its business regularly and as such it can safely be presumed that regular accounts must have been maintained. To quote from the order of the ITO :

"The assessee is maintaining regular books of account and the return has been filed as late as on February 25, 1965. Since the business was carried on regularly, it is presumed that regular account books must have been maintained and there is no reason for not filing the return within the time allowed under Section 139(1) of the I.T. Act, 1961."

The ITO was also influenced by the fact that the assessee had not applied for extension of time after the expiry of two months. The assessee filed appeal and also submitted the five letters for the purpose of showing that there was reasonable cause for not filing the return in time. The AAC held that the assessee's failure to file its return of income in time as required by Section 139(1) was without reasonable cause and he, therefore, upheld the penalty imposed by the ITO which is the minimum penalty imposable under the Act. In the second appeal before the Tribunal, the Accountant Member, while dealing with the existence of reasonable cause for the failure of the assessee to file the return in time, held after noticing the letters filed by the assessee, that considering the state of affairs brought out by the correspondence which passed between the Associated Cement Companies Limited on the one hand, and the assessee-firm on the other, it could not be said that there was absence of reasonable cause on the part of the assessee for its failure to complete the accounts and to prepare the returns of income for the various years inclusive of the assessment year 1962-63. The Judicial Member while disagreeing with the view taken by the Accountant Member was of the opinion that the assessee cannot absolve itself from the mere circumstance that the accounts were not complete, for, their completion was its responsibility. He has stated in his order dated September 24, 1971 as under :

"After all, the business was continued to be carried on and the assessee continued to make income. It could not be, therefore, for the filing of the return alone those quarrels assumed such domineering position as to absolve them from the requirements of law."

It was further stated by him as follows :

"Moreover, the present are the cases of the assessment of a firm. Such firm acts through its partners. If those partners are negligent or do undesirable acts of internecine quarrels, they must face the resultant consequences."

(3.)ON a reference of the question to the third Member, he was of the view that there is evidence to show that on account of disputes among the partners of the assessee-firm, there was serious dislocation both as regards the business and as to its accounts and that it is clear from the evidence, that the returns could not be filed within the time allowed to the assessee, as the accounts were not completed on account of disputes among the partners. He, therefore, agreed with the conclusion recorded by the Accountant Member.
The question that arises is whether on the averments made by the assessee to show that his failure to file the return in respect of the assessment year 1962-63, an inference of reasonable cause as envisaged by Section 271(1)(a) of the Act can be drawn ? Here, it will be useful to examine as to what constitutes "reasonable cause". While dealing with the word "reasonable" in Stroud's Judicial Dictionary, IV edition, at page 2258-2259, it is stated as under :

"The word 'reasonable' has in law the prim a facie meaning of reasonable in regard to those circumstances of which the actor, called on to act reasonably, knows or ought to know. "

Learned counsel for the assessee, however, invited our attention to Dinabandhu v. Jadumoni, AIR 1954 SC 411, where their Lordships while dealing with Section 85, proviso, of the Representation of the People Act and Section 5 of the Limitation Act, 1908, observed that the words "sufficient cause" should receive a liberal construction so as to advance substantial justice when no negligence nor inaction nor want of bona fides is imputable to the party.



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