Skip to content


Mahomedally Tajbhoy Vs. Commissioner of Excess Profits Tax - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtMumbai High Court
Decided On
Case NumberIncome-tax Reference No. 29 of 1950
Judge
Reported in[1951]20ITR274(Bom)
ActsExcess Profits Tax Act, 1940 - Sections 10A and 14
AppellantMahomedally Tajbhoy
RespondentCommissioner of Excess Profits Tax
Appellant AdvocateN.A. Palkhiwalla, Adv.
Respondent AdvocateC.K. Daphtary, Adv.
Excerpt:
.....profits tax act (xv of 1940), section 10a - transactions designed to avoid or reduce liability to excess profits tax--excess profits tax officer--jurisdiction to pass more orders than one in adjustments--'a decision''--interpretation.; section 10a(3) of the excess profits tax act, 1940, refers to a decision and not to an order. when, however, a tribunal gives a decision, that decision must be embodied in an order. the decision of a tribunal can only take the form of an order passed by it. hence, when section 10a contemplates a decision being given and that decision being subject to an appeal, the section contemplates the making of an order by the excess profits tax officer which can be challenged in the appellate tribunal.; the legislature has, by section 10a of the act, conferred a..........and the partners in the managing agents' firm were all close relations of the assessee. the excess profits tax officer held that the flatting of the limited company and the setting up of the partnership business were all done with a view to avoid or reduce his liability to excess profits tax. this finding is not challenged by the assessee but what is challenged is that he came to this decision by two orders that he passed : one in respect of the national cotton products ltd. and the other in respect of yusuf bothers. the first order deals with the profits of the limited company and the second with the profits of the managing agency firm. what is contended before us by the assessee is that the excess profits tax officer can make only one order in respect of the profits of both the.....
Judgment:

Chagla, C.J.

1. This reference raises a very short question as to the procedure to be followed by the Excess Profits Tax Officer when he exercises the power conferred upon him under Section 10A of the Act. The assessee was carrying on three business. On the 19th of May, 1941, he started a new business in the name and style of National Cotton Products. On the 16th October, 1943, a company called National Cotton Products Ltd. was incorporated which took over the business previously done by the National Cotton Products. The assessee also started a partnership business in the name of Yusuf Brothers. Yusuf Brothers were the managing agents of the National Cotton Products Ltd. The shareholders in the limited company and the partners in the managing agents' firm were all close relations of the assessee. The Excess Profits Tax Officer held that the flatting of the limited company and the setting up of the partnership business were all done with a view to avoid or reduce his liability to excess profits tax. This finding is not challenged by the assessee but what is challenged is that he came to this decision by two orders that he passed : one in respect of the National Cotton Products Ltd. and the other in respect of Yusuf Bothers. The first order deals with the profits of the limited company and the second with the profits of the managing agency firm. What is contended before us by the assessee is that the Excess Profits Tax Officer can make only one order in respect of the profits of both the concerns, and inasmuch as he has made two orders, these orders are in excess of jurisdiction. Now Section 10A refers to the power conferred upon that officer in the following terms :-

'.... he may... make such adjustment as respects liability to excess profits tax as he considers appropriate so as to counteract the avoidance or reduction of liability to excess profits tax which would otherwise be effected by the transaction or transactions.'

2. Therefore, in incorporating the profits of the National Cotton Products Ltd. and Yusuf Brothers in the assessment of the assessee the officer made adjustments in order to counteract the attempts of the assessee to avoid or reduce his liability to excess profits tax. Now sub-section (3) of Section 10A makes this decision appealable to the Appellate Tribunal and the first question that arises is whether there is any obligation upon the Excess Profits Tax Officer to pass an order at all. It is true that Section 10A (3) refers to a decision and not to an order. But, when a tribal gives a decision of a Tribunal can only take the form of an order passed by it and therefore when Section 10A contemplates a decision being given, and that decision being subject to an appeal, it is clear that the section contemplates the making of an order by the Excess Profits Tax Officer which can be challenged in the Appellate Tribunal. But it is difficult to appreciate the point made by Mr. Palkhiwalla that the section further contemplates the making of one order in respect of adjustment to be made by him under Section 10A. Now the Legislature had conferred a certain power upon the Excess Profits Tax Officer and it does not indicate in the section how that power is to be exercised nor has it laid down the procedure that must be followed by the officer in exercise of the power conferred upon him. So long as the officer exercises the power so conferred upon him and does not travel outside the power, it is left to him to follow such procedure as he thinks proper. Till the order of assessment is made by the officer under Section 14 he is seized of the assessment of the assessee and in the course of the assessment it is competent to him to make such adjustments that he thinks proper provided they fall within the purview of Section 10A. Both the order complained of were made while the officer was seized of the assessment of the assessee and therefore in passing the two orders the officer was exercising his power to make adjustment which he undoubtedly possessed. Therefore what is really complained of is not the exercise of power but the mode of that exercise and we see no reason why we should lay down a particular mode of the exercise of the power by the officer, when the Legislature itself has not done so. It is suggested that sub-section (3) which deals with appeals refers to a decision and from that it is sought to be argued that the officer can give only one decision and not more. That contention is obviously untenable. 'A decision' can only mean 'any decision' in this context. There might have been some force in this contention if the Legislature had used the definite article 'the' rather than the indefinite article 'a', but the very use of the indefinite article leads us to an inference contrary to the one put forward by Mr. Palkhiwalla. It is also argued that in this particular case there was only one transaction, viz., incorporation of the limited company and the starting of the partnership firm. Mr. Palkhiwalla says that the Excess Profits Tax Officer may issue two orders when there are two separate transactions but when there is only one transaction he can deal with the transaction only by making one order relating to it. I am not prepared to accept the contention that the incorporation of the National Cotton Products Ltd. and the setting up of Yusuf Brothers constituted one transaction. But even assuming that both these acts did constitute one transaction there is no reason to hold that even with regard to one transaction the power of the officer is restricted to passing only one order. It one were to come to that conclusion it would mean that the power to make adjustments with regard to a particular transaction would be restricted to one adjustment only on one occasion and in one instance. The section gives unrestricted power to make adjustments with regard to one or more than one transaction and that power continues unabated until the Excess Profits Tax Officer is functus officio when he makes an assessment order under Section 14. Therefore, whether the facts before us constitute one transaction or more than one, it makes no difference to the power of the officer to pass such orders as he thinks proper in order to give effect to the provisions of Section 10A and in order to exercise the power conferred upon him by the Legislature. We, therefore, answer the questions referred to us as follows : Question No. 1 in the negative. The second question does not arise. Assessee to pay the costs of the Reference.

3. Reference answered accordingly.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //