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Commissioner of Income Tax, Delhi v/s O.K. Hosiery Mills P. Ltd.


Company & Directors' Information:- J G HOSIERY PRIVATE LIMITED [Active] CIN = U18101TZ2001PTC009707

Company & Directors' Information:- K D S HOSIERY PRIVATE LIMITED [Active] CIN = U18101PB2001FTC024327

Company & Directors' Information:- J M HOSIERY MILLS PRIVATE LIMITED [Active] CIN = U17299PB2000PTC023753

Company & Directors' Information:- R M H HOSIERY PRIVATE LIMITED [Active] CIN = U17125DL2007PTC167271

Company & Directors' Information:- P T M HOSIERY PVT LTD [Active] CIN = U52322WB1994PTC062394

Company & Directors' Information:- M G HOSIERY PRIVATE LIMITED [Active] CIN = U17124TZ2002PTC010195

Company & Directors' Information:- J J HOSIERY MILLS PRIVATE LIMITED [Active] CIN = U45203WB2000PTC091570

Company & Directors' Information:- O K HOSIERY MILLS PVT LTD [Active] CIN = U99999DL1980PTC010979

Company & Directors' Information:- D D HOSIERY PVT LTD [Active] CIN = U18101WB1973PTC028694

Company & Directors' Information:- M. B. HOSIERY PRIVATE LIMITED [Active] CIN = U18101WB2008PTC125110

Company & Directors' Information:- R R HOSIERY PRIVATE LIMITED [Active] CIN = U18101MH1984PTC034394

Company & Directors' Information:- K K HOSIERY PRIVATE LIMITED [Active] CIN = U18204MH2014PTC251777

Company & Directors' Information:- B B HOSIERY PRIVATE LIMITED [Strike Off] CIN = U74999MH2015PTC267158

Company & Directors' Information:- M C S HOSIERY PRIVATE LIMITED [Strike Off] CIN = U51311WB2001PTC093781

Company & Directors' Information:- THE INDIA HOSIERY MILLS LTD [Strike Off] CIN = U17121WB1949PLC018383

Company & Directors' Information:- S P HOSIERY PVT LTD [Strike Off] CIN = U51311PB1985PTC006113

    ITA No. 12 of 2007

    Decided On, 14 September 2007

    At, High Court of Delhi

    By, THE HONOURABLE MR. JUSTICE MADAN B. LOKUR & THE HONOURABLE DR. JUSTICE S. MURALIDHAR

    For the Appellant: Ms. P.L. Bansal, Advocate. For the Respondent: None.



Judgment Text

1. This appeal under Section 260(A) of the Income Tax Act, 1961 (‘Act’) is directed against the order dated 1st March, 2006 passed by the Income Tax Appellate Tribunal (‘Tribunal’) Delhi Bench 'SMC', New Delhi in ITA No. 4871/Del./2005 for the assessment year 1985-86. By the impugned order, the Tribunal allowed the appeal filed by the Assessee challenging the levy of penalty under Section 271(1)(c) of the Act. The penalty was set aside by the Tribunal on the ground that the Assessing Officer had not recorded any satisfaction in the assessment order that there was either concealment of income or inaccurate particulars furnished by the Assessee.

2. Ms. Prem Lata Bansal, learned Senior Standing Counsel for the Revenue submits that in Commissioner of Income Tax v. Ram Commercial Enterprises Limited, (2000) 246 ITR 568 this Court has taken the view that if the Assessing Officer does not record his satisfaction in the assessment order that penalty proceedings should be initiated against the Assessee the subsequent order levying penalty would be bad in law. However, she says that another Bench of this Court has in Commissioner of Income Tax, Delhi IV v. Indus Valley Promoters Limited, (2006) 155 Taxman 223 referred the following substantial question of law to a Larger Bench which according to the referring Bench was not considered in Ram Commercial Enterprises Limited:

'Whether satisfaction of the officer initiating the proceedings under Section 271 of the Income-tax Act can be said to have been recorded even in cases where satisfaction is not recorded in specific terms but is otherwise discernible from order passed by the authority?'

3. She accordingly submits that this Court should await the decision of the Larger Bench.

4. We find that the decision of this Court in Ram Commercial Enterprises Limited has been approved by the Supreme Court in Dilip N. Shroff v.Joint Commissioner of Income Tax, [2007] 291 ITR 519 (SC) and T. Ashok Pai v. Commissioner of Income Tax, [2007] 292 ITR 11 (SC).

5. Assuming the Revenue were to succeed before the Larger Bench, and the question referred to it is answered in the affirmative, it would mean that it is sufficient that the satisfaction of the Assessing Officer for initiating penalty proceedings against an Assessee under Section 271(1)(c) of the Act is discernible from the assessment order itself and that such satisfaction need not be separately or expressly indicated in the assessment order. In that event the assessment order in the present case would have to be examined to find out if the satisfaction of the Assessing Officer is discernible. Therefore, without expressing any view on the issue pending consideration by the Larger Bench, and presuming that the question referred to it is answered in the affirmative, we proceed to examine the assessment order in the instant case in order to find out whether the satisfaction of the Assessing Officer that penalty proceedings should be initiated against the Assessee under Section 271(1)(c) of the Act is discernible therefrom.

6. On a perusal of the assessment order, we find that the Assessing Officer has, in regard to initiation of penalty proceedings, observed as follows:

'Assessed accordingly. Issue necessary forms. Give credit for pre-paid taxes, if any. Charge interest under Sections 139(8) and 217. Penalty proceedings under Sections 271(1)(a), 271(1)(c) and 273/274 initiated separately.'

The above recording does not satisfy the requirement

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of Section 271(1)(c) of the Act as explained by this Court in Ram Commercial Enterprises Limited. Further even on a detailed perusal of the assessment order no satisfaction of the Assessing Officer that penalty proceedings are required to be initiated against the Assessee is discernible. None has also been pointed out to us. No substantial question of law arises. Dismissed.
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