Periyar Self Respect Propaganda … vs Ito on 1 January, 1800

Income Tax Appellate Tribunal – Madras
Periyar Self Respect Propaganda … vs Ito on 1 January, 1800
Equivalent citations: (1981) 11 TTJ Mad 38


JUDGMENT ASSESSMENT–Estimation of income.

Ratio :

Estimate of income based on preceding year’s assessment was not unreasonable or excessive.

Facts :

The assessment of the assessee as an Association of Persons was made ex parte under section 144. The application under section 146 was rejected. The income was estimated as assessed in the preceding assessment made under section 143(3).

Held :

The estimate was made on the basis of material and therefore, was not unreasonable or excessive.

Case Law Analysis :

M.M. Muthuwappa v. CIT (1962) 46 ITR 1107 (Mad) and K. Muniratnam Mudaliar v. CIT (1964) 51 ITR 644 (Mad) followed.

Application :

Also to current assessment years.

Income Tax Act 1961 s.143(3)

Income Tax Act 1961 s.144

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