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S.N. Gowri rep by Power of Attorney S.R. Ravi v/s The Income Tax Officer, International Taxation – I, Chennai

    Tax Case Appeal No. 119 of 2013

    Decided On, 24 February 2021

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE M. DURAISWAMY & THE HONOURABLE MRS. JUSTICE T.V. THAMILSELVI

    For the Appellant: V.S. Jayakumar, Advocate. For the Respondent: Karthick Ranganathan, Senior Standing Counsel.



Judgment Text

(Prayer: Appeal filed under Section 260A of the Income Tax Act, 1961 against the order of the Income Tax Appellate Tribunal, Madras "C" Bench, dated 27.06.2008 passed in I.T.A.No.2507/Mds/2007.)

(Delivered by M. DURAISWAMY, J)

1. This appeal filed by the assessee under Section 260A of the Income Tax Act, 1961 ('the Act' for brevity), is directed against the order dated 27.06.2008 passed by the Income Tax Appellate Tribunal, Madras “C” Bench, Chennai ('the Tribunal' for brevity) in I.T.A.No. 2507/Mds/2007 for the Assessment Year 2004-05.

2. The above appeal was admitted on 08.04.2013 on the following Substantial Question of Law for consideration: “1)Whether the Tribunal was right in holding that the exemption under Section 54F should be allowed for one flat only and not the entire constructed area given to the appellant by the builder for residential purposes in the same building?”

3. We have heard Mr.V.S.Jayakumar, learned counsel for the appellant/ assessee and Mr.Karthick Ranganathan, learned Senior Standing Counsel for the respondent/ Revenue.

4. It may not be necessary for this Court to decide the Substantial Question of Law framed for consideration on account of certain subsequent developments. The Government of India enacted the Direct Tax Vivad Se Vishwas Act, 2020 (Act 3 of 2020) to provide for resolution of disputed tax and for matters connected therewith or incidental thereto. The Act of the Parliament received the assent of the President on 17th March 2020 and published in the Gazette of India on 17th March 2020.

5. We are informed by the learned counsel for the appellant/ assessee that the assessee has already filed the requisite Form - 1 on 26.12.2020 under Section 4 of the Act.

6. In the light of the fact that the assessee has already availed the benefit under the Act, no useful purpose would be served in keeping this appeal pending. At the same time, safeguarding the interest of the assessee in the event the order to be passed by the Department under the Act is not in favour of the assessee. Accordingly, the Tax Case Appeal stands disposed of on the ground that the assessee has already filed the requisite Forms – 1 and the Department shall process the application at the earliest in accordance with the said Act and communicate the decision to the assessee at the earliest. As observed, the assessee is given liberty to restore the appeal in the event the ultimate decision to be taken on the Forms filed by the assessee under Section 4 of the said Act is not in favour of the assessee. If such a prayer is made, the Registry shall entertain the prayer without insisting upon any application to be filed for condonation of delay in restoration of the appeal and on such request made by the asses

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see by filing a Miscellaneous Petition for Restoration, the Registry shall place such petition before the Division Bench for orders. 7. With this observation, the Tax Case Appeal stands disposed of with the aforementioned liberty and consequently, the Substantial Question of Law is left open. No costs.
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