V K MOOSAKUTTY Vs. COMMISSIONER OF INCOME TAX
LAWS(KER)-2003-2-35
HIGH COURT OF KERALA
Decided on February 28,2003

V K Moosakutty Appellant
VERSUS
COMMISSIONER OF INCOME TAX Respondents

JUDGEMENT

G.SIVARAJAN, J. - (1.) THE following question of law is referred by the Income -tax Appellate Tribunal, for short 'the Tribunal', as directed by this Court in the judgment dt. 10th Nov., 1998, in O.P. No. 12962 of 1998, at the instance of the assessee : 'Whether, on the facts and in the circumstances of the case, the Tribunal was justified in law in not allowing the corresponding adjustment in the closing stock valuation while admittedly the opening stock valuation stands reduced and the non -reduced valuation of the opening stock was reckoned in valuing the closing stock ?'
(2.) THE first appellate authority in Annexure -B order has clearly noted that the Dy. CIT vide his order dt. 24th Oct., 1988, directed the AO to make an addition of Rs. 2 lakhs on account of inflated opening stock made in the accounts for the accounting year relevant to the asst. yr. 1986 -87, and that the assessing authority has made the addition accordingly. The first appellate authority after referring to the relevant portions of the Dy. CIT's order held in para. 5 of the order that though the addition of Rs. 2 lakhs is on estimate basis, it is based on the discrepancies observed by the Dy. CIT, and that the addition of Rs. 2 lakhs directed by the Dy. CIT is based on a clear finding of fact. We find that the Tribunal has also considered the issue with reference to the order of the Dy. CIT. The Tribunal has noted in para. 4 of the order as follows : '4. ...........It was on account of the amount thus being not available for enhancing the opening stock that the Dy. CIT directed the AO to reduce Rs. 2 lakhs on account of the excessive opening stock valuation.' This observation as such does not appear to follow from para 7 of the order of the Dy. CIT which we have already extracted. However, we find that the Tribunal has considered the question as to whether the contention of the asse'ssee that he is entitled to a reduction of Rs. 2 lakhs in the value of the closing stock as on 31st March, 1986, declared at Rs. 13,79,100. The Tribunal observed that the assessee's claim for reduction of the value of the closing stock can be allowed only if it is shown that the stock lying with the assessee on 31st March, 1986, included the opening stock as on 1st April, 1985. The Tribunal thereafter considered the details of the sale proceeds with reference to the opening stock and the manufactured product and dealt with the issue as follows : '9........ The contention of the learned representative of the assessee that with the reduction of the valuation of the opening stock, there should be corresponding reduction in the valuation of the closing stock cannot be accepted in the absence of evidence to show that the closing stock included the same stock which was there as opening stock in the beginning of the accounting year. Merely on the basis of the argument that the closing stock has been valued at cost price (or market price, whichever is lower) it would not be possible to allow a reduction in the valuation of the closing stock, in the absence of any material to prove the availability of the same stock with the assessee. The sale collection of Rs. 34.65 lakhs against the opening stock of Rs. 11,40,434 and the assessee's claim that in the valuation of the closing stock as on 31st March, 1986, no value was taken for the unsaleable stock would necessarily imply that the opening stock as on 1st April, 1985, must have been disputed (depleted) during the current year itself.' We do not find any illegality in the order of the Tribunal. As already noticed, the contention of the assessee was that since the Dy. CIT has directed to deduct a sum of Rs. 2 lakhs from the opening stock, there must be a corresponding reduction of equal amount from the closing stock. This contention can be accepted only if there is a finding by the Dy. CIT as such. We have already extracted para 7 of the order of the Dy. CIT. We do not find any such finding in the said direction. On the other hand, what we find is that the Dy. CIT took into account the inflated nature of the opening stock and other discrepancies and observed that the ends of justice would be met if an addition of Rs. 2 lakhs is made to the returned income. This cannot be understood as a direction to reduce a sum of Rs. .2 lakhs from the opening stock. This itself is sufficient to reject the contention of the assessee that there must be a corresponding reduction from the closing stock. However, we find that the Tribunal has considered the matter in a different angle also to find out as to whether there is any scope for accepting the contention. The Tribunal was not able to accept the said contention. In these circumstances, we answer the question referred in the affirmative, that is in favour of the Revenue and against the assessee.
(3.) THE IT reference is dismissed with the above observations.;


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