w w w . L a w y e r S e r v i c e s . i n



Acit Corporate Circle 6(1) v/s Shriram Fortune Solutions Ltd

    I.T.A.No. 2050/Chny of 2018

    Decided On, 07 November 2018

    At, Income Tax Appellate Tribunal Chennai

    By, THE HONOURABLE MR. ABRAHAM P GEORGE
    By, ACCOUNTANT MEMBER & THE HONOURABLE MR. GEORGE MATHAN
    By, JUDICIAL MEMBER

    For the Appellant: Clement RameshKumar, Additional CIT D.R. For the Respondent: Ragha Rajeev Menon, Advocate.



Judgment Text

George Mathan, Judicial Member:

1. This is an appeal filed by the Revenue against the order of the Commissioner of Income-tax (Appeals)-15, Chennai in No.402/2016-17/CIT(A)-15 dated 28.03.2018 for the assessment year 2014-15.

2. Shri Clement RameshKumar represented on behalf of the Revenue and Shri Ragha Rajeev Menon, represented on behalf of the Assessee.

3. It was submitted by ld.D.R that Ground No.2 & 2.1 is against the action of Ld.CIT(A) in allowing the royalty claim of the assessee as a revenue expenditure. It was submitted by ld.A.R that the issue was squarely covered by the decision of the Co-ordinate Bench of this Tribunal in assessee's own case in ITA No.2893/Mds./2016, vide order dated 05.05.2017 wherein following the decision of Co-ordinate Bench of this Tribunalin ITA No.406/Mds./2016 dated 29.07.2016 has held as follows:-

"10. We have considered the rival submissions on either side and also perused the material available on record. Shriram Ownership Trust is a Trust by itself, therefore, its logo cannot be used by any other concern. The object of the Trust is not to do business. The assessee-company was established for the purpose of business. When the assessee- company used the logo belongs to Shriram Ownership Trust, this Tribunal is of the considered opinion that for the purpose of using the logo, the assessee has to necessarily make the payment. In the case before us, the payment was made on turnover basis, therefore, the same has to be allowed as revenue expenditure u/s 37(1) of the Act. This Tribunal do not find any reason to interfere with the order of the CIT(A) and accordingly, the same is confirmed."

3.1 In respect of Grounds Nos.3 to 3.8, it was submitted by ld.D.R that the issue was against the action of the Ld.CIT(A) in deleting the disallowance made u/s.14A of the Act read with Rule 8D of the Income Tax Rules,1962. It was submitted by ld.A.R that the issue was squarely covered by the decision of jurisdictional High Court in the case of M/s.Redington India Ltd., Vs. ACIT reported in 392 ITR 633(Mad.). It was a submission that the assessee did not earn any exempt income or dividend income during the year out of the investments, and consequently no disallowance was called for.

4. We have considered the rival submissions. In respect of Ground Nos.2 & 2.1, as it is noticed that this issue is squarely covered by the decision of Co-ordinate Bench of this Tribunal in assessee's own case for assessment year 2013-14 referred to supra, respectfully following the decision of Tribunal, the order of the CIT(Appeals) on this issue stands confirmed. In respect of Ground Nos.3 to 3.8, as it is noticed that the assessee has not received any exempt income, resp

Please Login To View The Full Judgment!

ectfully following the decision of Hon'ble Jurisdictional High Court in the case of M/s.Redington India referred to supra, finding of the Ld.CIT(A) on this issue stands confirmed. 5. In the result, the appeal of the Revenue is dismissed. Order pronounced on 07th November, 2018, at Chennai.
O R