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Vijaysinh Virchand Vs. S.K. Bhardwaj, Assistant Collector of Central Excise and ors. - Court Judgment

LegalCrystal Citation
SubjectExcise
CourtMumbai High Court
Decided On
Case NumberMisc. Petition No. 767 of 1974
Judge
Reported in1989(22)LC477(Bombay)
AppellantVijaysinh Virchand
RespondentS.K. Bhardwaj, Assistant Collector of Central Excise and ors.
DispositionPetition allowed
Excerpt:
.....excise leviable thereon. the letter which is annexed at exhibit 'f' to the petition states that the assistant collector was satisfied after going through the documents that the conditions of the exemptions are fully satisfied in respect of the pvc heat sealing tape falling under tariff item no. the submission clearly overlooks that after the introduction of item no. shah submitted that the letter dated november 17, 1973, would at the best be an opinion of assistant collector and the same being erroneous is not binding on the government......petition is whether the articles 'heat sealing tape' manufactured by the petitioner is liable to excise duty under item no. 15-a(2) and under item no. 59 of the central excise act. few facts which have given rise to the present petition are as follows:the petitioner carries on business in the name and style of m/s. deepak and company, and the factory is situated at plot no. no/20, wagle industrial estate, thane. the factory is in the category of small scale industry i.e. a unit with capital investment of not more than rs. 7.5 lakhs and is so registered with the director of industries, government of maharashtra. the petitioner manufactures 'heat sealing tape' and the said tape is extruded from flexible poly vinyl chloride (pvc) i.e. plastic. the tape is mainly used for the purpose of.....
Judgment:

M.L. Pendse, J.

1. The question which falls for determination in this petition is whether the articles 'Heat Sealing Tape' manufactured by the petitioner is liable to excise duty under item No. 15-A(2) and under item No. 59 of the Central Excise Act. Few facts which have given rise to the present petition are as follows:

The petitioner carries on business in the name and style of M/s. Deepak and Company, and the factory is situated at Plot No. No/20, Wagle Industrial Estate, Thane. The factory is in the category of small scale industry i.e. a unit with capital investment of not more than Rs. 7.5 lakhs and is so registered with the Director of Industries, Government of Maharashtra. The petitioner manufactures 'Heat Sealing Tape' and the said tape is extruded from flexible poly vinyl chloride (PVC) i.e. plastic. The tape is mainly used for the purpose of insulation from heat and electricity. In or about the year 1970, there was a dispute between the petitioner and Excise Department as to whether the product manufactured by the petitioner is liable to excise duty under Tariff item No. 15-A (2) which reads as under:

Artificial or synthetic Resins and Pharmaceuticals and articles therefrom. (2) Articles made of plastics, all sorts, including tubes, rods, sheets, foils, sticks, other rectangular or profile shapes, whether laminated or not, and whether rigid or flexible, including lay flat tubing's and polyvinyl chloride sheets not otherwise specified.

2. The Superintendent of Central Excise, Range No. 6, Thana, by his order dated 18th July 1970, held that the product is liable to central excise duty under tariff No, 15-A (2) and the petitioner was called upon to pay duty accordingly. The petitioner carried an appeal therefrom to the Deputy Collector of Central Excise, but the Deputy Collector of Central Excise, Bombay, by his order dated March 31st, 1971, dismissed the appeal.

3. By 1971, an additional tariff item No. 59 was introduced in the Central Excise Act and that came into force from May 28, 1979. Tariff item No. 59 reads as under:

ELECTRIC INSULATING TAPES', in or in relation to the manufacture of which any process is ordinarily carried on with the aid of power.

It is required to be stated that the duty payable on articles falling within item No. 59 was 10% of ad valorem while those falling under tariff item No. 15-A (2) was 30% ad valorem. After tariff item No. 59 was introduced the petitioner addressed a letter to the Superintendent, Central Excise, on July 12, 1971, claiming that the petitioner should be given benefit of item No. 59 thereafter. In reply to this letter, the Superintendent, Central Excise, informed the petitioner on July 22, 197, that what was covered under item No. 59 was Cotton Insulating tape and not plastic tape and as such the petitioner would not be entitled to claim that the product manufactured by him falls under item No, 59,

4. The Central Government issued notification dated 1st March 1973, being Notification No. 39/73. By this notification it was provided that Polyvinyl lay flat tubing's, falling under sub-item (2) of item No. 15-A, of the first Schedule to Central Excises and Salt Act, 1944 (1 of 1944) and produced by Extrusion process, by an independent Unit in respect of which an Officer not below the rank of an Assistant Collector of Central Excise is satisfied that the capital investment of the Plant and Machinery installed therein as on the date of initial installation of such plant and machinery is not more than 7.5 lacs was exempt from the whole of the duty of excise leviable thereon. This notification provides for total exemption from payment of excise duty in respect of products falling under item No. 15-A (2) provided those products manufactured by a unit whose installation of plant is not valued at more than 7,5 lacs. It is not in dispute that the plant of the petitioner is a small scale industry unit and the total capital investment is less than Rs. 7.5 lacs. Relying upon this notification, the petitioner requested the Assistant Collector, Central Excise, Bombay, to grant exemption from the levy of excise duty to the product manufactured by the petitioner. By a letter dated November 17, 1973, the Assistant Collector, Central Excise, Bombay, informed the petitioner that the petitioner is entitled to the exemption for his product PVC Heat Sealing Tapes under the notification. The letter which is annexed at Exhibit 'F' to the petition states that the Assistant Collector was satisfied after going through the documents that the conditions of the exemptions are fully satisfied in respect of the PVC Heat Sealing Tape falling under tariff item No. 15-A(2) manufactured in the petitioner's factory. Inspite of this exemption the Superintendent, Central Excise by his letter dated January 9, 1974, called upon the petitioner to attend the office along with samples of PVC tapes. The Superintendent felt that the product manufactured by the petitioner is liable to duty under tariff item No. 59. The petitioner protested against the claim made by the Superintendent and by correspondence pointed out that that the action initiated by the Superintendent is totally irregular in view of the order passed by the Assistant Collector of Central Excise. The protest of the petitioner was turned down and by an order dated 16th July, 1974, annexed at Exhibit 'L' to the petition, the Superintendent, Central Excise directed the petitioner not to manufacture or clear the P.V.C. Heat Sealing tapes without a valid licence under tariff item No. 59. The petitioner has filed the proceedings under Article 226 of the Constitution to challenge the validity and legality of the action of the Superintendent, Central Excise.

5. On behalf of the petitioner, it was urged that the entire action of Superintendent, Central Excise, in assuming that the product manufactured by the petitioner attracts item No. 59 is mis-conceived. It was urged that right from the year 1970, it was all throughout held by the authorities that the product of the petitioner is liable to duty under item 15-A(2) and in fact after the enquiry the petitioner was given exemption by the Assistant Collector. The learned Counsel further urged that the Superintendent, Central Excise inspite of these facts being brought to his notice, proceeded on the basis that the product falls under tariff item No. 59 It was also contended that the tariff item No. 59 was introduced on May 28, 1971, and the petitioner was not only informed that his product would not fall under that item, but the exemption was given on the basis of notification on a finding that the product is liable to duty under item No. 15 A (2). I find considerable merit in the submission of the learned Counsel of the petitioner. The facts stated hereinabove leave no manner of doubt that the Central Excise Authorities throughout treated that the product is liable to duty under item 15-A (2) and the change in the opinion of the Superintendent, Central Excise, is without any basis.

6. Mr. Shah the learned Counsel appearing on behalf of the department very strenuously contended that the product falls specifically under item No. 59. The learned Counsel contended that Heat Sealing Tapes are primarily used for the purpose of insulation from heat and electricity and therefore the product should be termed as Electric Insulation Tapes. Mr. Shah submitted that item No. 15-A (2) is a general item and if a specific item is provided subsequently on May 18,1971, whatever may be the earlier decision, the petitioner would be liable to pay duty under that item, namely item No. 59. It is not possible to accept the submission of the learned Counsel. The submission clearly overlooks that after the introduction of item No. 59, on May 28, 1971, the petitioner claimed that his products would be liable for duty under item No 59, but the Superintendent declined to accept that contention by a letter dated July 22, 1971, annexed at Exhibit 'D' to the petition. It cannot also be overlooked that the Assistant Collector, Central Excise, by letter dated November 17,1973, i.e. more than two years after the introduction of item No. 59, held that the product of the petitioner is liable to duty under item No 15-A (2) and is entitled to exemption under the notification. It is futile to submit that the Excise Authorities ignored the introduction of item No. 59, and proceeded on a wrong assumption that the product is liable to duty under item No. 15-A (2). Mr. Shah submitted that the letter dated November 17, 1973, would at the best be an opinion of Assistant Collector and the same being erroneous is not binding on the Government. The submission is without any merit, and must be repelled. Merely because the Superintendent thinks that the earlier decision of the Assistant Collector was erroneous, it is not possible to foist the citizen with the liability. It must be remembered that the mere change of opinion of an Officer without any basis is not sufficient to conclude that the earlier orders were incorrect. In fact if there are two views as to under which item a particular product falls and if the department is not sure of the decision, then the benefit must go to the tax-payer. In these circumstances, in my judgment, the orders issued by the Superintendent, Central Excise, holding that the product is liable to duty under item No. 59, is entirely illegal and unjust.

7. Mr. Shah placed reliance upon the decision of the Supreme Court reported in AIR 1977 597, in Dunlop India Limited and Ors. v. Union of India and Ors. and submitted that merely because two views are possible I should not disturb the orders passed by the authorities below while exercising jurisdiction under Article 226 of the Constitution. I am not reversing the decision of the authorities below merely because I feel that the product of the petitioner falls under one or other item, but I am reversing the orders as in my judgment the authorities themselves were not sure as to under which item the article is liable to duty and in fact the superior officer, Superintendent, Central Excise, had decided that the product is liable to duty under item 15-A (2). In my judgment, the decision relied upon by the learned Counsel has no application to the facts and circumstances of the present case.

8. In the result, the petition succeeds and the rule is made absolute in terms of prayers (a) and (b) of paragraph 25 of the petition. In the circumstances of the case there will be no order as to costs.

9. The petitioner has furnished bank guarantee at the time of admission of the petition. In view of my judgment the bank guarantee stands discharged.


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