COMMISSIONER OF INCOME TAX CENTRAL Vs. JARDINE HENDERSON LTD
LAWS(CAL)-1976-8-32
HIGH COURT OF CALCUTTA
Decided on August 25,1976

COMMISSIONER OF INCOME-TAX (CENTRAL) Appellant
VERSUS
JARDINE HENDERSON LTD. Respondents




JUDGEMENT

Dipak Kumar Sen, J. - (1.)The facts admitted and/or found out of which this reference arises may be shortly noted as follows :
(2.)Messrs. Jardine Henderson Ltd., Calcutta, the assessee, was assessed to income-tax for the assessment year 1958-59. The relevant previous year ended on the 31st March, 1958. The assessment was completed on the 30th December, 1961, and the total income was computed at Rs. 21,70,341. The assessee had paid advance tax of Rs. 9,10,250. The tax due under the assessment was Rs. 8,48,541*36, the amount paid in excess being Rs. 61,708-64.
(3.)On such excess, interest was allowable under Section 18A(5) of the Indian Income-tax Act, 1922, and was calculated to be Rs. 9,256.31,
;


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