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



Commissioner of Income Tax-II, Kolhapur v/s Institute Management Committee of Industrial Training Institute, Kolhapur


Company & Directors' Information:- P C TRAINING INSTITUTE LIMITED [Active] CIN = U74899DL2000PLC104828

Company & Directors' Information:- V. R. TRAINING INSTITUTE PRIVATE LIMITED [Strike Off] CIN = U74900PN2011PTC139855

Company & Directors' Information:- S AND A MANAGEMENT TRAINING PRIVATE LIMITED [Active] CIN = U74140WB2008PTC128865

Company & Directors' Information:- R R TAX MANAGEMENT PRIVATE LIMITED [Strike Off] CIN = U74999TN2012PTC085837

Company & Directors' Information:- H S MANAGEMENT INSTITUTE PRIVATE LIMITED [Active] CIN = U74140DL2005PTC141500

Company & Directors' Information:- A S INSTITUTE OF MANAGEMENT PRIVATE LIMITED [Strike Off] CIN = U80302DL2005PTC140941

Company & Directors' Information:- KOLHAPUR INDUSTRIAL CORPORATION LTD. [Dissolved] CIN = U99999MH1949PLC007249

    Income Tax Appeal Nos. 1334 of 2014 & 1336 of 2014

    Decided On, 17 January 2017

    At, High Court of Judicature at Bombay

    By, THE HONOURABLE MR. JUSTICE A.K. MENON & THE HONOURABLE MR. JUSTICE M.S. SANKLECHA

    For the Appellant: Tejveer Singh, Advocate. For the Respondent: ------------



Judgment Text

1. These Appeals under Section 260A of the Income Tax Act, 1961 (the Act), challenge the common order dated 19th September, 2013 passed by the Income Tax Appellate Tribunal (the Tribunal).

2. The common impugned order dated 19th September, 2013 has allowed the three Appeals filed by three different institutions, setting aside the cancellation of its registration as a trust, by the Commissioner of Income Tax. The Revenue has filed two appeals from the common impugned order before us, which are being considered.

3. The common identical question of law raised by the Revenue for our consideration, are as under:

Whether on the facts and the circumstances of the case and in law, the Tribunal is justified in setting aside the order of the CIT passed under Section 12AA(3) and restoring the registration granted to the assessee under Section 12AA of the Act?

4. The Respondent-Institution were granted registration as a trust under Section 12AA(1) of the Income Tax Act, 1961 (the Act). The Commissioner of Income Tax, thereafter by an order passed under Section 12AAA (3) of the Act, withdrew/cancelled the registration granted earlier under Section 12AA(1) of the Act. This revocation/ cancellation of the registration was on the ground that the Respondent Institutions do not satisfy the meaning of charitable purpose as given in Section 2(15) of the Act. The cancellation was on account of the fact that it provided vocational training and not education.

5. Being aggrieved, the Respondent-Institution carried the issue in Appeal to the Tribunal. The Tribunal by the impugned order held that power can be exercised under subsection 3 of Section 12AA of the Act, only if one and/or both of the two following conditions, according to the Commissioner of Income Tax, are satisfied-

(i) The activities of the trust or institutions is not genuine; or

(ii) The activities of the trust or institutions is not being carried in accordance with the objects of the trust or the institutions.

6. The impugned order records that the Commissioner of Income Tax is silent with regard to satisfaction of the aforesaid two conditions so as to exercise power under Section 12AA( 3) of the Act to cancel the registration.

7. In the above view, the impugned order of the Tribunal set aside the order passed by the Commissioner of Income Tax, canceling the registration under Section 12AA(1) of the Act. Consequently, also restoring the registration under Section 12AA of the Act, granted to the two institutions.

8. Nothing has been shown to us as to how the impugned order of the Tribunal is not in accordance with law. The exercise of power under Section 12AA(3) of the Act can only be done, if at least one of the two conditions specified therein, are found to be satisfied by the Commissioner of Income Tax. This satisfaction of any of the two conditions, Revenue is not been able to show.

9. On plain reading of Section 12AA(3) of the Act, it is self evident that the power can only be exercised to cancel the registration only for the two breaches which are mentioned therein. This is not so in the present facts. Thus, no fault c

Please Login To View The Full Judgment!

an be found with the impugned order setting aside the order of the Commissioner of Income Tax, cancelling the registration granted to the Respondent-Assessee. 10. In view of the above, the question as framed does not give rise to any substantial question of law. 11. Accordingly, both the Appeals are dismissed. No order as to costs.
O R