Karnataka HC: Aim of Preventive Detention is to Ensure Peace in Society  ||  Ker. HC: Second Opinion to Determine Authenticity of Disability Certificate Can be Sought by MACT  ||  Bombay High Court: 18-Year Old Who Mowed Down Woman from his Bike, Released  ||  Supreme Court: There Should be Proactive Participation of Trial Court in Trials  ||  SC Strikes Down Resolution Merging One Community in Backward Class to another Community of SC List  ||  Tel. HC: Wife of Man in Vegetative State Appointed as Legal Guardian of His Property  ||  SC: After Suit for Possession, Subsequent Suit for Arrears of Rent Maintainable  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Karnataka HC: State Directed to Sensitise Police Officers to Register FIR Under BNS and Not IPC    

The Tax Recovery Officer and Ors. v. Bhishma Pithamaha - (High Court of Karnataka) (11 Aug 2015)

Court to not entertain petition under Article 226 if bona fides of Petitioner in doubt

MANU/KA/2107/2015

Direct Taxation

In a case where the Bhishma Pithamaha challenged tax notices issued against another person, the Court held that the petition under Article 226 of the Constitution should not be entertained as the Petitioner was a stranger to the notices. Though the Bhishma Pithamaha had claimed that the money in the noticee's account was his own, the Court was unable to find any confirmed right proving the same. The Court reiterated that it has the right to refuse exercise of its jurisdiction under Article 226 if 'the petitioner has not come with clean hands', and equity is not in favour of the petitioner.

Relevant : Article 226 Constitution of India, 1950 Act

Tags : TAX   ARTICLE 226   NOTICE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved