Skip to content


The Commissioner of Income-tax Vs. C. Macdonald and Co. - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtMumbai
Decided On
Case Number Civil Reference No. 6 of 1934
Judge
Reported in(1935)37BOMLR126
AppellantThe Commissioner of Income-tax
RespondentC. Macdonald and Co.
Excerpt:
indian income-tax act (xi of 1922), sections 4, 10 - income, profits or gains--payment by assessees of a portion of their profits to third parties under agreement--exemption from income-tax.;the assessees, as managing agents of a company, received rs. 97,882 as their remuneration from the company. they paid rs. 19,576 out of their earnings to third parties under an agreement made previously. the income-tax authorities having assessed the assessees on the income of rs. 97,882, the latter claimed deduction for rs. 19,576, which, they contended, was never their income, profits or gains within the meaning of section 4 of the indian income-tax act, 1922:-- ;negativing the claim, that the assessees were properly assessed :;pondicherry rly. co. v. income-tax commissioner (1931) l.r. 58 i. a. 239..........or under any other provision of law, the assessees are entitled to have a deduction from their income liable to tax of the amount of rs. 19,576 paid by them out of their earnings to certain parties as per the declaration, exhibit g. the questions arise in this way. the assessees are the agents of the katni cement and industrial company, limited, and in respect of the year of assessment they received as such agents the sum of rs. 97,000 odd referred to in the question. but it appears that from that sum they have paid away to third parties the sum of rs. 19,000 odd referred to in the second question. those sums were paid under the agreement, which is exhibit f, and the question is whether the assessees are liable to be assessed in respect of the part of their income so paid away to.....
Judgment:

John Beaumont, Kt., C.J.

1. This is a reference by the Commissioner of Income-tax made under Section 66 (2) of the Indian Income-tax Act, 1922, raising the questions (1) whether in the circumstances of the case and in view of the provisions of Sections 4(J) and 10 of the Act, the assessees have been correctly assessed on the total amount of Rs, 97,882 received by them as profits and gains of the business carried on by them as managing agents of a certain company, and (2) whether under the provisions of Section 10 of the Act, or under any other provision of law, the assessees are entitled to have a deduction from their income liable to tax of the amount of Rs. 19,576 paid by them out of their earnings to certain parties as per the declaration, exhibit G. The questions arise in this way. The assessees are the agents of the Katni Cement and Industrial Company, Limited, and in respect of the year of assessment they received as such agents the sum of Rs. 97,000 odd referred to in the question. But it appears that from that sum they have paid away to third parties the sum of Rs. 19,000 odd referred to in the second question. Those sums were paid under the agreement, which is exhibit F, and the question is whether the assessees are liable to be assessed in respect of the part of their income so paid away to third parties. It has not been argued that the sums paid to third parties come within any of the various deductions allowed by the Indian Income-tax Act. But the argument has been that the sums paid to third parties; never were the income, profits or gains of the assessees within the meaning of Section 4 of the Act. The Income-tax Commissioner relies on a decision of the Privy Council, Pondicherry Ry. Co. v. Income-tax Commissioner (1931) L.R. 58 I. A. 239, 33 Bom. L.R. 1263 in support of his view that assessees are liable to be assessed in respect of the whole sum of Rs. 97,000 odd received by them. In that case the Pondicherry Railway Company were liable to pay to the French Government half of the net profits made by them from their undertaking, and it was held that they were liable to be assessed for tax under the Indian Income-tax Act in respect of the whole of their net profits, and could not deduct from their income the proportion paid away to the French Government. It seems to me that the principle of that decision covers the present case. The only distinction suggested by Mr. Coltman is that in that case the amount to be paid away was a proportion of the net profits, whereas here it is a proportion of the income. But whether the obligation to pay is based on the gross income or on the net profits, cannot in my view affect the question. I think, therefore, that the case is really covered by that decision. But Mr. Coltman, in support of his contention that the sum paid to third parties is not part of the income of the assessees, has relied on a decision of the Privy Council, Be joy Singh Dudhuria v. Income-tax Commissioner (1933) L.R. 60 I. A. 196, 35 Bom. L.R. 811. In that case the assessee was in receipt of income from immoveable property, and that property and the income therefrom was subject, to a charge for maintenance in favour of the assessee's step-mother, and it was held by the Privy Council that the sums paid to the step-mother in respect of this charge never constituted part of the income, what the Privy Council call the real income, of the Raja liable to assessment under the Act. I am not sure that I follow very clearly the distinction which the Privy Council found between the two cases, the Pondicherry case and the Raja's case, but the facts of the present case are clearly much closer to the facts in the Pondicherry case than to those in the Raja's case, because in the Raja's case there was a charge on the property, whereas in the present case, as in the Pondicherry case, there is no charge, there is only a covenant to pay. It seems to me, therefore, that it is the Pondicherry case which governs the case before us, and we must follow that case. The questions, therefore, will be answered, No. 1 in the affirmative and No. 2 in the negative. Costs to be paid by the assessees on the original side scale to be taxed by the Taxing Master.

Rangnekar, J.

2. I agree and have nothing to add.


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