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Asst Commissioner of Income Tax v/s Aditya Hospitals, Hyderabad


Company & Directors' Information:- S V S HOSPITALS PRIVATE LIMITED [Active] CIN = U85110TG2007PTC052534

Company & Directors' Information:- D D HOSPITALS PRIVATE LIMITED [Active] CIN = U85110TN2009PTC073765

Company & Directors' Information:- A AND E HOSPITALS PRIVATE LIMITED [Active] CIN = U85110KL2003PTC016562

Company & Directors' Information:- ADITYA LIMITED [Active] CIN = U45400DL2012PLC231460

Company & Directors' Information:- ADITYA HOSPITALS PRIVATE LIMITED [Active] CIN = U85110TG1985PTC006011

Company & Directors' Information:- R R HOSPITALS PRIVATE LIMITED [Active] CIN = U85100HR2011PTC042705

Company & Directors' Information:- K P S HOSPITALS PRIVATE LIMITED [Active] CIN = U85110TZ1994PTC004918

Company & Directors' Information:- B R S HOSPITALS PRIVATE LIMITED [Active] CIN = U85110TN1988PTC016237

Company & Directors' Information:- V H M HOSPITALS PRIVATE LIMITED [Active] CIN = U85110TN2009PTC073497

Company & Directors' Information:- D B R HOSPITALS PRIVATE LIMITED [Active] CIN = U85110TG2003PTC041648

Company & Directors' Information:- ADITYA AND COMPANY (INDIA) PRIVATE LIMITED [Active] CIN = U27107RJ2004PTC019073

Company & Directors' Information:- S M R HOSPITALS PVT LTD [Strike Off] CIN = U85110DL2005PTC143152

Company & Directors' Information:- M S R HOSPITALS PRIVATE LIMITED [Active] CIN = U85110AP1994PTC017731

Company & Directors' Information:- M M HOSPITALS PRIVATE LIMITED [Under Process of Striking Off] CIN = U85110UP1993PTC015371

Company & Directors' Information:- K C HOSPITALS PRIVATE LIMITED [Strike Off] CIN = U85110PB2012PTC035880

Company & Directors' Information:- B M HOSPITALS PRIVATE LIMITED [Active] CIN = U85110TN2005PTC058062

Company & Directors' Information:- S A HOSPITALS LIMITED [Strike Off] CIN = U85110MH2002PLC136697

Company & Directors' Information:- M. B. HOSPITALS PRIVATE LIMITED [Active] CIN = U85100HR2010PTC041489

Company & Directors' Information:- M G M I HOSPITALS (INDIA) PRIVATE LIMITED [Active] CIN = U85195KA2010PTC052058

Company & Directors' Information:- M AND D HOSPITALS PRIVATE LIMITED [Active] CIN = U85110DL2002PTC117618

Company & Directors' Information:- M. R. HOSPITALS PRIVATE LIMITED [Strike Off] CIN = U85110UP1995PTC018165

Company & Directors' Information:- S P HOSPITALS PVT LTD [Strike Off] CIN = U85110HP1992PTC012651

Company & Directors' Information:- HYDERABAD HOSPITALS PVT. LTD. [Active] CIN = U85110TG1989PTC010293

Company & Directors' Information:- V K R HOSPITALS PRIVATE LIMITED [Strike Off] CIN = U85110TG2011PTC075009

Company & Directors' Information:- V P HOSPITALS PRIVATE LIMITED [Active] CIN = U85110DL2011PTC220548

Company & Directors' Information:- G S HOSPITALS PRIVATE LIMITED [Active] CIN = U85100AP2014PTC094902

    ITA No. 299/Hyd of 2018

    Decided On, 19 September 2018

    At, Income Tax Appellate Tribunal Hyderabad

    By, THE HONOURABLE MRS. P. MADHAVI DEVI
    By, JUDICIAL MEMBER & THE HONOURABLE MR. S. RIFAUR RAHMAN
    By, ACCOUNTANT MEMBER

    For the Appellant: K.J. Rao, Advocate. For the Respondent: K.A. Saiprasad, Advocate.



Judgment Text

S. Rifaur Rahman, A.M:

1. This appeal of the Revenue is directed against the order of dated 22/11/2017 of CIT(A) - 4, Hyderabad, for AY 2014-15 wherein the revenue has raised the following grounds of appeal :

"1. The Commissioner of Income Tax (A) erred in deleting the disallowance under section 14A of Rs 34,09,750/ -.

2. The Commissioner of Income Tax(A) erred in ignoring CEDI's Circular No.5 of 2014 dated 11.02.2014.

3. The Commissioner of Income Tax (A) erred in ignoring the Supreme Court decision in the case of Commissioner of Income Tax Vs Walfort Share of Stock Brokers P Ltd (326ITR 1), wherein it was held that the mandate of section 14A was to curb the practice of claiming deduction of expenses incurred in relation to exempt income against taxable income and at the same time avail of the tax incentive by way of exempt income without making any apportionment of expenses incurred in relation to exempt income.

4. Any other ground that may be urged at the time o f hearing. "

2. Brief facts of the case are, assessee a firm providing medical services, filed its return of income for AY 2014 -15 on 24/10/2014 admitting a total income of Rs. 4,21,01,520/-, which was processed u/s 143(1) of the Income-tax Act, 1961 ( in short 'the Act'). Subsequently, the case was selected for scrutiny and accordingly notices u/s 143(2) and 142(1) were issued. After examining the information filed by the assessee, the AO c ompleted the assessment by disallowing an amount of Rs. 34,09,750/ - read with rule 8D of IT Rules.

3. When the assessee preferred an appeal before the CIT(A) against the order of AO, the CIT(A) deleted the disallowance made by the AO following the decision of the ITAT in the case of Prathista Industries Ltd., Vs. DCIT in ITA No. 1302/ Hyd/2015 and also observed that the assessee has not earned any dividend income during this AY.

4. Aggrieved by the order of CIT(A), the revenue is in appeal before us.

5. Considered the rival submissions and perused the material on record. As per the information submitted by the assessee before the CIT(A), the CIT(A) came to the conclusion that the assessee has not received any dividend income from any company during the FY 2013- 14 relevant to the AY 2014-15 and accordingly, he deleted the disallowance made u/s 14A relying on the decision of ITAT Hyderabad in the case of Prathista Industries Ltd. (supra). It is a settled position of law that the provisions of section 14A can be applied to quantify the expenses in relation to exempt income. Since the exempt income is Nil, section 14A will not apply. The Rule 8D can be applied only when there is difficulty in finding the expenditure relating to exempt ITA No. income. The pr

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ovisions of section 14A and Rule 8D will not apply to the present case. It is the consistent view of the Hyderabad Benches and accordingly we uphold the order of CIT(A) and dismiss the grounds raised by the revenue in this regard. 6. In the result, appeal of the revenue is dismissed.
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