Income Tax Officer Suspended For Demanding Bribe from Taxpayer

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December 09, 2017

The Commissioner of Income Tax, CBDT (Central Board of Direct Taxes) notified yesterday in a press release  issued by it, that the Income Tax Department has suspended an Income Tax Officer against whom complaint was received making serious allegations or harassing a taxpayer in a scrutiny case with malafide intention. In the complaint it was alleged that the Officer had demanded illegal gratification through the taxpayer’s Chartered Accountant for favourably completing the assessment.

Evidence including audio recordings of conversations were also received which, inter alia, which mentioned the illegal gratification being demanded by the Income Tax Officer for settling the case. Further on examination of the case records, serious lapses and irregularities were found which led credence to the allegations made against the officer. At present the matter is under investigation.

The Income Tax Department in the notification has cautioned that it has zero tolerance to such malpractices and corruption.