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Tata Oil Mills Co. Ltd. Vs. Collector of Central Excise - Court Judgment

LegalCrystal Citation
CourtCustoms Excise and Service Tax Appellate Tribunal CESTAT Delhi
Decided On
Reported in(1985)(5)LC2406Tri(Delhi)
AppellantTata Oil Mills Co. Ltd.
RespondentCollector of Central Excise
Excerpt:
.....to show cause why an amount of rs. 1,810.51 should not be recovered from them as special excise duty payable for their clearances during 6-8-1980 to 15-8-1980 of house-hold and laundry soaps and why penalty also should not be levied for contravention of rules 173f and 173g(1) of central excise rules.2. the ground mentioned in the notice was that the appellants cleared the goods without payment of basic excise duty by virtue of benefit under notification no. 201/79 and claimed that they were, therefore, not liable for special excise duty also but that they were not correct in taking up such a position. the appellants sent their reply.3. after adjudication, the assistant collector of central excise, calcutta under his order dated 21-11-1980 rejected the contentions of the appellants and.....
Judgment:
1. The appellants M/s. Tata Oil Mills Co. Ltd. received notice dated 22-8-1980 calling upon them to show cause why an amount of Rs. 1,810.51 should not be recovered from them as Special Excise Duty payable for their clearances during 6-8-1980 to 15-8-1980 of house-hold and laundry soaps and why penalty also should not be levied for contravention of Rules 173F and 173G(1) of Central Excise Rules.

2. The ground mentioned in the notice was that the appellants cleared the goods without payment of Basic Excise Duty by virtue of benefit under Notification No. 201/79 and claimed that they were, therefore, not liable for Special Excise Duty also but that they were not correct in taking up such a position. The appellants sent their reply.

3. After adjudication, the Assistant Collector of Central Excise, Calcutta under his order dated 21-11-1980 rejected the contentions of the appellants and confirmed the demand for payment of Special Excise Duty mentioned earlier and further imposed a penalty of Rs. 500/-. The appeal against the said order was rejected by the Appellate Collector of Central Excise, Calcutta under his order dated 6-3-1982. The revision petition by the appellants against the said order has been received on transfer and is being disposed of under this order as an appeal before this Tribunal.

4. We have heard Shri K.R. Mehta, Consultant for the appellants and Mrs. V. Zutshi, S.D.R. for the respondent Collector. We have perused the necessary records.

5. In respect of the soaps manufactured by them the appellants claim benefit under Notification Nos. 24 of 1975 and 25 of 1975, both dated 1-3-1975, as also Notification No. 201 of 1979, dated 4-8-1979. The fact that the appellants are entitled to benefit under all these three Notifications is not disputed by the department. The appellants contend that the Basic Excise Duty payable has to be ascertained with reference to the benefit claimed under all the above said three Notifications and the Special Excise Duty will then have to be calculated with reference to the Basic Excise Duty so found payable. According to them the Basic Excise Duty payable after affording them benefit under all the above Notifications was 'nil' during the relevant period and therefore the Special Excise Duty payable was also 'nil'. On the other hand, the finding of the lower authorities is that the Basic Excise Duty payable after affording benefit under Notification Nos. 24 of 1975 and 25 of 1975 has to be ascertained and the Special Excise Duty will have to be calculated with reference to the said Basic Excise Duty, though subsequently, at the lime of clearance of the goods, further concession may be granted in respect of the Basic Excise Duty under Notification No. 201 of 1979.

6. Shri Mehta contends that such an approach on the part of the department was incorrect. He pointed out that Section 5 of the Finance Bill, 1980 (under which the Special Excise Duty in dispute was being claimed) was to the effect that the Basic Excise Duty was to be computed with reference to the duty levied under the Central Excises and Salt Act read with any Notification in force in relation to the duty so chargeable. Section 5(1) reads as follows : "5. Special duties of excise-(1) In the case of goods chargeable with a duty of excise under the Central Excises and Salt Act, 1944 (1 of 1944) as amended from time to time (hereinafter referred to as the Central Excises Act) read with any notification for the time being in force issued by the Central Government in relation to the duty so chargeable, there shall be levied and collected a special duty of excise equal to five per cent of the amount so chargeable on such goods." He, therefore, contends that the distinction made by the department in this regard between Notifications 24 of 1975 and 25 of 1975 on the one hand and Notification No. 201 of 1979 on the other hand is improper.

7. We find that all the three notifications having been issued under Sub-rule (1) of Rule 8 of the Central Excise Rules are exemption notifications with reference to the Excise Duty payable. The Appellate Collector in his order observes : "The later exemption Notification is to be availed of as a set-off at the time of clearance of the excisable goods. It, therefore, follows that the liability of the appellants to the Special Excise Duty is to be calculated on the basis of the excise duty payable by them before availing set-off under the later Notification dated 4-6-1979 because this Notification only envisages that a set-off equal to amount of excise duty paid by the appellants on Tariff Item 68 goods used as inputs in the manufacture of the product are to be allowed as set-off. In other words the liability of the appellants to the basic excise duty is first to be calculated and only from that the set-off under Notification No. 201/79 is to be allowed. If this set-off is allowed before calculating the amount of special excise duty payable by the appellants, it will not reflect the exact liability of the appellants. Since their duty liability to the Special Excise Duty is to be determined on the effective rate of duty, it is to be fixed before granting set-off under Notification No. 201/79. Smt. Zutshi also in her arguments supported this reasoning. We are unable to agree.

8. As earlier mentioned Section 5 of the Finance Bill, 1980 (extracted/ supra) does not make any such distinction but generally refers to "any notification for the time being in force issued by the Central Government in relation to the duty so chargeable", All duties are payable at the time of clearance and we are unable to see any distinction between the benefit of exemption under Notifications 24/75 and 25/75 on the one hand and Notification 201/79 on the other, based on the premise that one could be claimed at the time of clearance and the other should be claimed even earlier.

9. We are, therefore, of the opinion that the Basic Excise Duty payable by the appellants should have been calculated with reference to the duty payable by them on the manufactured goods after relief is afforded to them under all three Notifications in respect of duty payable thereon. This was what had been done by the appellants. We, therefore, hold that the demand for payment of duty as raised in the show cause notice and the confirmation thereof under the orders subsequently passed by the lower authorities cannot be sustained.

10. Shri Mehta further points out that though a penalty had also been levied and the same was also questioned before the Appellate Collector, the order of the Appellate Collector had not considered this matter at all. This is no doubt so. But in view of the earlier findings, it follows that the order for imposition of penalty cannot also be sustained.

11. Accordingly, this appeal is allowed and the orders of the lower authorities are set aside with consequential relief, if any.


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