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Principal Commissioner of Income Tax, Chennai v/s M/s. Saravana Selvarathnam Trading & Manufacturing Pvt. Ltd.


Company & Directors' Information:- R K MANUFACTURING CO LTD [Active] CIN = L27209WB1984PLC037758

Company & Directors' Information:- R K MANUFACTURING CO LTD [Active] CIN = L27209GJ1984PLC098951

Company & Directors' Information:- SARAVANA SELVARATHNAM (TRADING & MANUFACTURING) PRIVATE LIMITED [Active] CIN = U36911TN2003PTC050675

Company & Directors' Information:- INDIA MANUFACTURING CORPORATION PRIVATE LIMITED [Active] CIN = U24100DL2010PTC198947

Company & Directors' Information:- S I A MANUFACTURING PRIVATE LIMITED [Active] CIN = U74120UP2013PTC057004

Company & Directors' Information:- S K M MANUFACTURING PRIVATE LIMITED [Active] CIN = U17200DL2011PTC223768

Company & Directors' Information:- S T S MANUFACTURING PRIVATE LIMITED [Active] CIN = U28112TZ2006PTC012940

Company & Directors' Information:- S & H MANUFACTURING & TRADING PRIVATE LIMITED [Active] CIN = U25192WB1999PTC088902

Company & Directors' Information:- A S P MANUFACTURING COMPANY PVT LTD [Active] CIN = U27109WB1991PTC051461

Company & Directors' Information:- V. S. MANUFACTURING AND TRADING COMPANY PRIVATE LIMITED [Active] CIN = U21098UP2010PTC042787

Company & Directors' Information:- A K MANUFACTURING PVT LTD [Active] CIN = U51909MN1988PTC003110

Company & Directors' Information:- I T A C (INDIA) MANUFACTURING CO LTD [Dissolved] CIN = L51109WB1982PLC034689

Company & Directors' Information:- J D MANUFACTURING CO PVT LTD [Active] CIN = U51909WB1996PTC079825

Company & Directors' Information:- A S P MANUFACTURING COMPANY PVT LTD [Not available for efiling] CIN = U36900WB1991PTC005146

Company & Directors' Information:- B R D MANUFACTURING PRIVATE LIMITED [Active] CIN = U51109WB1997PTC085188

Company & Directors' Information:- R J S MANUFACTURING PRIVATE LIMITED [Active] CIN = U27104DL1997PTC090521

Company & Directors' Information:- B U MANUFACTURING PVT LTD [Active] CIN = U51109WB1982PTC035271

Company & Directors' Information:- M M MANUFACTURING PVT LTD [Active] CIN = U26922WB1993PTC059837

Company & Directors' Information:- J. C. MANUFACTURING INDIA PRIVATE LIMITED [Active] CIN = U21099WB2020PTC236821

Company & Directors' Information:- S B MANUFACTURING PRIVATE LIMITED [Strike Off] CIN = U31506WB1999PTC088567

Company & Directors' Information:- B & E MANUFACTURING AND TRADING PVT LTD [Strike Off] CIN = U31909WB1996PTC080130

Company & Directors' Information:- K. V. J. MANUFACTURING INDIA PRIVATE LIMITED [Active] CIN = U29308DL2017PTC320213

Company & Directors' Information:- A T E MANUFACTURING CO PRIVATE LIMITED [Amalgamated] CIN = U28999GJ1973PTC002296

Company & Directors' Information:- J P MANUFACTURING AND CO PVT LTD [Strike Off] CIN = U51226WB1982PTC034927

Company & Directors' Information:- D. K. MANUFACTURING (INDIA) LIMITED [Strike Off] CIN = U37200WB2011PLC170403

Company & Directors' Information:- S M MANUFACTURING COMPANY PRIVATE LIMITED [Active] CIN = U34300HR1997PTC057824

Company & Directors' Information:- P P A MANUFACTURING AND TRADING PRIVATE LIMITED [Strike Off] CIN = U24248OR2003PTC007424

Company & Directors' Information:- G K MANUFACTURING PRIVATE LIMITED [Strike Off] CIN = U34300PB2012PTC036073

Company & Directors' Information:- P & B MANUFACTURING PRIVATE LIMITED [Active] CIN = U29254TN2010PTC076696

Company & Directors' Information:- J. Y. MANUFACTURING & TRADING PRIVATE LIMITED [Active] CIN = U25209KA2011PTC058828

Company & Directors' Information:- B. V. H. MANUFACTURING INDIA PRIVATE LIMITED [Active] CIN = U74999GJ2018FTC100633

Company & Directors' Information:- R A MANUFACTURING COMPANY PRIVATE LIMITED [Strike Off] CIN = U36900HR2012PTC047669

Company & Directors' Information:- A K R MANUFACTURING PRIVATE LIMITED [Active] CIN = U19200RJ2012PTC041177

Company & Directors' Information:- C N C MANUFACTURING PRIVATE LIMITED [Strike Off] CIN = U64204DL2015PTC281449

    Tax Case Appeal No. 195 of 2017

    Decided On, 14 March 2019

    At, High Court of Judicature at Madras

    By, THE HONOURABLE DR. JUSTICE VINEET KOTHARI & THE HONOURABLE MR. JUSTICE C.V. KARTHIKEYAN

    For the Appellant: M/s. K.G. Usha Rani, Senior Standing Counsel. For the Respondent: M/s. Sumithra, M/s. R. Sivaraman, Advocates.



Judgment Text


(Prayer: Tax Case Appeal filed under Section 260A of the Income Tax Act, 1961 against the order of the Income Tax Appellate Tribunal, Madras ‘B’ Bench, Chennai, dated 11.08.2016 made in ITA No.2202/Mds/2015.)

Dr. Vineet Kothari, J.

1. The Revenue has filed this Appeal under Section 260-A of the Act raising the following purported substantial questions of law arising from the order of the learned Tribunal dated 11.08.2016:-

1. On the facts and in the circumstances of the case and in law, whether the ITAT is correct in allowing the amount claimed by the assessee towards bad debts, as loss arising out of embezzlement of cash?;

2. On the facts and in the circumstances of the case and in law, whether the ITAT is correct in allowing the loss towards embezzlement of the cash in the assessment year 2012-13 whereas the claim relates to the Assessment year 2007-08?;

3. Whether the ITAT is correct in directing the Department to allow loss towards embezzlement in the assessment year 2012-13 notwithstanding the fact that the civil/criminal proceedings initiated by the assessee for recovery of the amount from the concerned employee Director have not reached finality?”

2. The learned Tribunal had allowed business loss to the extent of Rs.1,86,24,839/- which represented the amount allegedly embezzled by a Director representing the workmen on the Board of the Company, who was dealing with the day today affairs of the Company business. Upon such embezzlement being found out by the internal audit procedure, he was not only removed from the Board of Directors, but was also prosecuted by filing a criminal complaint in the Court of XVII Metropolitan Magistrate, Chennai, which is said to be still pending.

3. The relevant findings of the learned Tribunal are quoted below for ready reference:-

“5. We have considered the rival submissions on either side and also perused the material available on record. During the course of internal audit check, the Assessee found that one of the employee Director embezzled an amount of Rs.240 lakhs. Immediately the said employee was removed from directorship and steps were taken to recover the amount by way of civil and criminal proceedings. The Assessee has filed a criminal complaint before the XVII Metropolitan Magistrate, Chennai. The prosecution is still pending before the Metropolitan Magistrate. The question arises for consideration is when there was an embezzlement of cash by the employee of the assessee in the course of the business activity whether it could be allowed as a bad debt or not? For the purpose of claiming a debt as bad, the conditions prescribed under Section 36(2) of the Act have to be complied with. In the case before us, the conditions prescribed under Section 36(2) of the Act were not complied with, therefore, the claim of the Assessee cannot be allowed as bad debt. However, it is a loss suffered in the course of business activity and it is inevitable loss in the hands of the Assessee. When the Assessee trusted Shri Arumugamswamy and allowed him to manage the day-to-day affairs, embezzled the cash to the extent of Rs.240 lakhs. The net embezzled amount comes to Rs.1,86,24,839/-. This Tribunal is of the considered opinion that the embezzled cash by Shri Arumugamswamy in the course of business activity has to be allowed as business loss. In view of the above, this Tribunal is unable to uphold the orders of the lower authorities. Accordingly, the orders of the lower authorities are set aside and the Assessing Officer is directed to allow the embezzled cash of Rs.1,86,24,839/- by Shir Arumugamswamy as business loss.”

4. The learned counsel for the Appellant/Revenue submitted that that since the conditions prescribed under Section 36(2) of the Act to claim the said deduction by way of bad debt were not complied with by the Assessee and also since there was a legal opinion obtained by the Assessee that the amount embezzled is recoverable, the same had therefore not turned as bad debt. It was urged that the learned Tribunal had erred in allowing the same as business loss in the hands of the Assessee.

5. The learned counsel for the Assessee supported the impugned order and opposed the submissions of the learned counsel for the Revenue.

6. Having heard the learned counsel for the parties, we are satisfied that no substantial question of law arises in the present case and the findings of the fact arrived at by the learned Tribunal cannot be said to be perverse in any manner.

7. The embezzlement by one of the Directors or an employee of the business of the Assessee Company during the ordinary course of business can be a business loss of the Assessee irrespective of criminal prosecution of the accused director/employee of the Company. The final fate of the criminal proceedings or recovery of the amount in question would not determine the claim of the Assessee in the present year writing off the same as a business loss

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. 8. In our opinion the learned Tribunal had rightly held it to be a business loss as it was treated to be only a pilferage of the company funds by an employee or a Director on the Board of Company. Therefore, such findings of facts by the Tribunal do not give rise to any substantial question requiring our further consideration under Section 260-A of the Act. Thus we do not find any merits in the Appeal filed by the Revenue and the same is liable to be dismissed. 9. Accordingly, the Appeal filed by the Revenue is dismissed. No costs.
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