ESTHURI ASWATHIAH Vs. INCOME TAX OFFICER MYSORE STATE
LAWS(SC)-1960-12-10
SUPREME COURT OF INDIA (FROM: KARNATAKA)
Decided on December 05,1960

ESTHURI ASWATHIAH Appellant
VERSUS
INCOME TAX OFFICER,MYSORE STATE Respondents


Cited Judgements :-

KLM ROYAL DUTCH AIRLINES VS. ASSISTANT DIRECTOR OF [LAWS(DLH)-2007-1-146] [REFERRED TO]
BIDU BHUSAN SARCAR VS. COMMISSIONER OF INCOME TAX [LAWS(CAL)-1962-1-14] [REFERRED TO]
JAFFAR KHAN C M VS. COMMISSIONER OF INCOME TAX [LAWS(KAR)-1966-2-6] [REFERRED TO]
JAYARAMA REDDY G R VS. COMMISSIONER OF INCOME TAX [LAWS(KAR)-1967-3-19] [REFERRED TO]
SUN ENGINEERING WORKS P LTD VS. COMMISSIONER OF INCOME TAX [LAWS(CAL)-1976-11-5] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. M P DAVIS [LAWS(KAR)-1985-10-15] [REFERRED TO]
ALUMINIUM INDUSTRIES LIMITED VS. COMMISSIONER OF INCOME TAX [LAWS(KER)-1967-9-2] [REFERRED TO]
COMMISSIONER OF AGRICULTURAL INCOME TAX VS. PARAMESWARA BHAT K H [LAWS(KER)-1973-8-5] [REFERRED TO]
SEWDUTTROY RAMBULLAV AND SON VS. COMMISSIONER OF INCOME TAX [LAWS(CAL)-1992-7-48] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. ROWTHER BROTHERS [LAWS(KER)-1978-8-26] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. KESAVA REDDIAR K [LAWS(KER)-1989-2-33] [REFERRED TO]
S K V SELVARAJ VS. COMMISSIONER OF INCOME TAX [LAWS(MAD)-1998-3-58] [REFERRED TO]
COMMISSIONER OF INCOME TAX VS. ANDHRA CIVIL CONSTRUCTON LIMITED [LAWS(MAD)-2002-9-109] [REFERRED TO]
COMMISSIONER OF INCOME-TAX VS. DAMYANTI MEHTA AND YASH RAJ MEHTA [LAWS(P&H)-1970-10-30] [REFERRED TO]
COMMISSIONER OF INCOME TAX CALCUTTA VS. BIDHU BHUSAN SARKAR [LAWS(SC)-1966-10-55] [REFERRED]
COMMISSIONER OF INCOME TAX VS. SUN ENGINEERING WORKS PRIVATE LIMITED [LAWS(SC)-1992-9-39] [RELIED ON]
BIHAR STATE ELECTRICITY BOARD VS. COMMISSIONER OF INCOME TAX [LAWS(PAT)-1974-8-24] [REFERRED TO]
MANAKLAL PORWAL VS. COMMISSIONER OF INCOME TAX [LAWS(RAJ)-1985-1-71] [REFERRED TO]
H H RAJDADI BADAN KANWAR MEDICAL TRUST VS. COMMISSIONER OF WEALTH-TAX [LAWS(RAJ)-1994-7-131] [REFERRED]
AMIT BASU PROPRIETOR M/S GLOBAL VISION COMPANY VS. THE DEPUTY COMMISSIONER OF INCOME [LAWS(RAJ)-2017-10-122] [REFERRED TO]


JUDGEMENT

J.C.SHAH - (1.)THIS appeal with certificate of fitness granted by the High Court of Judicature of Mysore is from an order rejecting the petition of the appellant for a writ to quash a notice of reassessment under S. 34 of the Indian Income-tax Act.
(2.)THE appellants are a Hindu Undivided Family carrying on business in groundnuts and other commodities at Goribidnur, Kolar District, in the territory which formed part of the former State of Mysore. THE Mysore Income-tax Act was repealed and the Indian Income-tax Act was brought into force in the Part-B State of Mysore as from 1/04/1950. THE appellants had adopted as their year of account July 1 to June 30 of the succeeding year and they were assessed under the Mysore Income-tax Act on that footing for the year of assessment 1949-50 corresponding to the year of account 1/07/1948, to 30/06/1949. After the Indian Income-tax Act was applied to the State of Mysore on 26/12/1950, notice under S. 22(2) of the Indian Income-tax Act was served upon the appellants requiring them to submit their return of income for the assessment year 1950-51. On 8/09/1952, the appellants submitted their return stating that for the year ending 30/06/1949, corresponding to the assessment year 1949-50, they were assessed under the Mysore Income-tax Act, that their income for year ending 30/06/1950, was assessable under the Indian Income-Tax Act in the assessment year 1951-52 and that they had no assessable income of the assessment year 1950-51. THE Income-tax Officer passed on that return an order "no proceeding" and closed the assessment. For the assessment year 1951-52, the appellants submitted their return of income. In the books of account produced by the appellant an opening cash credit balance of Rs. 1,87,000.00 odd on 1/07/1949, was disclosed. THE Income-tax Officer called upon the appellants to produce their books of account of previous years, but the books were not produced on the plea that the same were lost. In assessing the income of the appellants for the year of account 1949-50, the Income-tax Officer held that Rs. 1,37,000.00 out of the opening balance in the books of account dated 1/07/1949, represented income from an undisclosed source. In appeal, the Appellate Assistant Commissioner observed that the appellants not having exercised their option under S. 2 (ii) of the Indian Income-tax Act, and in the absence "of any system of accounting adopted" by them, the only course open to the Income-tax Officer was to take the financial year ending 31/03/1950, as the previous year for the income from an undisclosed source, and directed the Income-tax Officer to consider this credit in the assessment for the year 1950-51 after giving opportunity to the appellants to explain the nature and source thereof. Before the appeal was disposed of by the Appellate Assistant Commissioner, the appellants had submitted a fresh return for the assessment year 1950-51 purporting to do so under S. 22(3) of the Indian Income-tax Act. Pursuant to the direction of the Appellate Assistant Commissioner, the Income-tax Officer issued a notice of reassessment under S. 34 of the Income-tax Act and served it on 15/10/1957, calling upon the appellants to submit a fresh return. THE appellants thereupon, submitted a petition under Art. 226 of the Constitution to the High Court of Mysore praying for an order declaring that the notice under S. 34 was without jurisdiction and for quashing the notice and proceeding consequent thereon. This petition was dismissed by the High Court, but the High Court, on the application of the appellants, certified that the appeal was a fit one for appeal to this court.
Section 34(1) of the Indian Income-tax Act at the relevant time in so far as it is material provided :

"1. If -

(a) the Income-tax Officer has reason to believe that by reason of the omission or failure on the part of the assessee to make a return of his income under S. 22 for any year or to disclose fully and truly all material facts necessary for his assessment for that year, income, profits or gains chargeable to Income-tax have escaped assessment for that year, or

(b) notwithstanding that there has been no omission or failure as mentioned in clause (a) on the part of the assessee, the Income-tax Officer has in consequence of information in his possession reason to believe that income profits or gains chargeable to Income-tax have escaped assessment for any year,

he may in cases falling under cl. (a) at any time within eight years and in cases falling under cl. (b) within four years of the end of that year serve on the assessee a notice containing all or any of the requirements which may be included in a notice under sub-sec. (2) of S. 22 and may proceed to assess or reassess such income, profits or gains; and the provisions of this Act shall, so far as may be, apply accordingly as if the notice were a notice issued under that sub-section."

In the course of the assessment proceedings for 1951-52, the appellants produced their books of account containing an entry dated 1/07/1949, showing an opening cash balance of Rs. 1,87,000.00 odd which was not satisfactorily explained. Though called upon, they did not produce their books of account for the earlier year. The appellants had failed to disclose in their return for the assessment year 1950-51 any income. In the circumstances, the Income-tax Officer had reason to believe that by reason of failure on the part of the appellants to disclose fully and truly all material facts necessary for assessment for that year, income chargeable to tax had escaped assessment. The Income-tax Officer had therefore jurisdiction to issue the notice for reassessment.

(3.)THE submission that the previous return submitted on 8/09/1952, "had not been disposed of" and until the assessment pursuant to that return was made, on notice Under Sec. 34(1) for reassessment could be issued, has in our judgment no substance. THE Income-tax Officer had disposed of the assessment proceeding accepting the submission made by the appellants that they had no income for the assessment year 1950-51. Under S. 23(1) of the Indian Income-tax Act, it is open to the Income-tax Officer, if he is satisfied that the return made by an assessee under S. 22 is correct, to assess the income and to determine the sum payable by the assessee on the basis of the return without requiring the presence of the assessee or production by him of any evidence. THE appellants had in their return dated 8/09/1952, submitted that they had no assessable income for the year in question and on this return, the Income-tax Officer had passed the order "no proceeding". Such an order in the circumstances of the case meant that the Income-tax Officer accepted the return and assessed the income as "nil". If thereafter, the Income-tax Officer had reason to believe that the appellants had failed to disclose fully and truly all material facts necessary for assessment for that year, it was open to him to issue a notice for reassessment.
Under Section 22, sub-s. (3) an assessee may submit a revised return if after he has furnished the return under sub-s. (2) he discovers any omission or wrong statement therein. But such a revised return can only be filed "at any time before the assessment is made" and not thereafter. The return dated 26/02/1957, was submitted after the assessment was made pursuant to the earlier return and it could not be entertained. Nor could the lodging of such a return debar the Income-tax Officer from commencing a proceeding for reassessment of the appellant under S. 34(1) of the Indian Income-tax Act.

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