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Ethel Rodrigues Vs. Assistant Controller of Estate Duty, Estate Duty-cum-income-tax Circle, Mangalore - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtKarnataka High Court
Decided On
Case NumberWrit Petition No. 454 of 1962
Judge
Reported inILR1962KAR671; [1963]49ITR128(KAR); [1963]49ITR128(Karn)
ActsEstate Duty Act, 1953 - Sections 36, 41, 50, 59, 61 and 73A
AppellantEthel Rodrigues
RespondentAssistant Controller of Estate Duty, Estate Duty-cum-income-tax Circle, Mangalore
Appellant AdvocateT. Krishna Rao, Adv.
Respondent AdvocateD.M. Chandrasekhar, Adv.
Excerpt:
direct taxation - estate duty - section 61 of estate duty act, 1953 - revenue revised on taxable income of petitioner-assessee on ground that some other authority had assessed petitioner's income differently - section 61 provides that revenue can revised taxable income of any assessee provided that there is any mistake apparent on income computed earlier - thus if there is no mistake or revenue did not give any other valid reason for reassessment of petitioner then such reassessment bad in law - revenue just reassessed income of assessee because according some other authority income of assessee was more than what they themselves computed - held reassessment of income by revenue cannot sustain. - motor vehicles act, 1988[c.a. no. 59/1988]section 163-a; [chidananda ullal & a.n...........such other appropriate writ, direction or order quashing the order of the assistant controller of estate duty, mangalore, in no. r1/55-56 dated 19th march, 1962, purporting to rectify the original order of assessment made by him on march 27, 1957. it is contended that the assistant controller of estate duty had no jurisdiction to pass the order in question. 2. the relevant facts are as follows : the petitioner is the widow of one mr. h. p. p. rodrigues who died on august 4, 1955, leaving behind his a vast estate. in respect of the estate left by the deceased, the petitioner, who was the execute of the will left by mr. rodrigues, submitted a return. after scrutinising the return made and after examining the materials collected by the officers of the department appointed under section 41.....
Judgment:

Hegde, J.

1. In this petition under article 226 of the Constitution, the petitioner seeks a writ of certiorari or such other appropriate writ, direction or order quashing the order of the Assistant Controller of Estate Duty, Mangalore, in No. R1/55-56 dated 19th March, 1962, purporting to rectify the original order of assessment made by him on March 27, 1957. It is contended that the Assistant Controller of Estate Duty had no jurisdiction to pass the order in question.

2. The relevant facts are as follows : The petitioner is the widow of one Mr. H. P. P. Rodrigues who died on August 4, 1955, leaving behind his a vast estate. In respect of the estate left by the deceased, the petitioner, who was the execute of the will left by Mr. Rodrigues, submitted a return. After scrutinising the return made and after examining the materials collected by the officers of the department appointed under section 41 of the Estate Duty Act, 1953 (to be referred to as 'the Act' hereinafter), the Deputy Collector of Estate Duty, Coimbatore, valued the estate of the deceased at Rs. 5,52,824 and assessed estate duty at Rs. 60,696.57 nP. as per his order dated March 27, 1957. From the estate duty so assessed, the Deputy Controller deducted a sum of Rs. 11,188, the amount paid as probate duty. He further deducted a sum of Rs. 11,891.12 nP. which had been voluntarily paid. For the balance amount of Rs. 37,617.57nP. a demand notice was served on the petitioner. The said amount was duly paid.

3. On March 24, 1960, the Assistant Controller of Estate Duty, Bangalore, purporting to act under section 62 of the old Act (corresponding to section 61 of the present Act) called upon the petitioner to show cause why the original order of assessment should not be rectified in certain respects. To that proposal, the petitioner agreed. Consequently, the Assistant Controller of Estate Duty passed an order rectifying the assessment and as per that order the net valuation of the estate was increased to Rs. 6,36,837 and the estate duty payable was also correspondingly increased. The increased duty was also duly paid by the petitioner.

4. When the estate duty proceedings were going on before the officials concerned, simultaneously probate proceedings were going on before the District Judge, South Kanara. When the order in those proceedings were communicated to the Collector as required by law, he objected to the valuation of the estate and at his instance the valuation was enhanced to Rs. 7,87,060. This valuation evidently came to the knowledge of the Assistant Controller of Estate Duty, Bangalore. Thereafter, he issued a notice on October 31, 1961, purporting to act under section 61 of the Act. The contents of that notice are important and, therefore, I shall quote the same :

'The net principal value of the estate passing on the death of the deceased was determined at Rs. 6,36,837 for estate duty purposes. But the valuation of the estate passing on the death of the deceased came up before the District Judge in Case No. R1A/13 of 59 in C. P. 21 of 56 wherein it was decided by the District Judge by his order dated 30th June, 1960, that the net value of the estate works out at Rs. 7,87,060. Thus, there is a mistake regarding the valuation of the estate which requires to be rectified. Instead of taking the net principal value of the estate at Rs. 6,36,837, it will be now taken at Rs. 7,87,060. I am, therefore, to request you to kindly let me have your objections, if any, in writing within seven days of the receipt hereof. In case no letter is received then it will be presumed that you have no objections for the rectification.' (Underlining is ours).

The petitioner objected to the proposed rectification. She contended that on the facts stated by the Assistant Controller no case is made out for rectification under section 61 and no reassessment under section 59 was possible as the same was barred by limitation. Here objections were overruled and the Assistant Controller rectified the assessment order as per his order dated 19th March, 1962. He came to the conclusion that the appropriate valuation to be placed on the estate of the deceased was the same as that which was placed by the District Judge. He, accordingly, enhanced the estate duty. The question for consideration is whether this enhancement is in accordance with law.

Under section 36 of the Act, the duty of valuing the estate of a deceased person is left to the Controller. In discharging his duty he may take the assistance of the subordinates as provided in section 41 and supplemented by the relevant rules. In other words, he is the authority to value the estate. From the narration of facts made earlier, it is clear that at the first instance the Controller did come to his own conclusion as regards the value of the estate. He has made the change, which is the subject-matter of challenge in this petition, not because he found any mistake apparent from the records of assessment, but because he thought that his valuation was an under-valuation made by the learned District Judge. Can this be justified under section 61 of the Act Section 61 reads as follows : 'At any time within five years from the date of any order passed by him or it, the Controller, the Appellate Controller or the Appellate Tribunal may, on his or its own motion, rectify any mistake apparent from the record and shall, within a like period rectify any such mistake which has been brought to the notice of the Controller the Appellate Controller or the Appellate Tribunal as the case may be by the person accountable.'

5. Sri T. Krishna Rao, the learned counsel for the assessee petitioner, contended that the Assistant Controller did not discover any mistake apparent or otherwise from the records of assessment; but he changed his opinion about the valuation of the estate because some other authority had valued the estate differently. According to him, such a procedure is not justified by section 61. This contention appears to me to be sound. What is relevant under section 61 is the discovery of an apparent mistake in the records of assessment and not in any other record. Section 61 of the Act corresponds to section 35(1) of the Indian Income-tax Act. The language of the two sections are more or less identical. Construing the scope of section 35(1) of the Indian Income-tax Act, this is what was observed by Shah J., who spoke for the Supreme Court in Income-tax Act Officer v. S. K. Habibullah :

'Section 35(1) empowers the income-tax authorities to rectify mistakes apparent from the record of certain orders passed by them. The clause (omitting parts not material) provides that the Income-tax Officer may at any time within four years from the date of any assessment order passed by him, on his own motion rectify any mistake apparent from the record of the assessment. The power of rectification may be exercised subject to two conditions : (1) that there is a mistake apparent from the record of the assessment and (2) that the order of rectification is made within four years from the date of the assessment sought to be rectified. The mistake which may be rectified need not be in the order itself; it may be in any part of the record or proceeding of assessment of the assessee. But for the purpose of assessment an individual and a firm are distinct entitles and even if an individual is a partner of the firm, a mistake discovered because of something contained in the assessment of the firm is not a mistake apparent from the record of the assessment of the individual partner. In Lakshminarayana Chetty v. First Additional Income-tax Officer, Nellore, in dealing with the question whether the record of the assessment of the firm may be regarded as the record of the assessment of the individual partner, Subba Rao C.J., speaking for the court observed and in our judgment correctly :

But it is said that section 35 of the Act even without the amendment would have enabled the income-tax authorities to reopen the assessment on the ground that there was a mistake apparent from the record. But from the record of final assessment, it is impossible to say that there was a mistake apparent from the record, for the assessing authority accepted a certain figure as representing the share of the assessees in the firm and made a final assessment. The mistake is not in the record but by a subsequent assessment of the firm it was discovered that the earlier assessment was wrong to the extent of the assessee's share in the firm. It is not a mistake apparent from the record but a mistake discovered from the disposal of another case.

Section 35(1) of the Income-tax Act could not therefore be resorted to by the income-tax authorities for rectification of the assessments of the assessee, for there was no error apparent from the record of those assessments.'

6. The ratio of this decision very strongly supports the contention advanced on behalf of the petitioner. The assessing authority thought that the facts of the present case come within the rule laid down by the Supreme Court in Income-tax Officer Alwaye v. Asok Textiles Ltd. That case is clearly distinguishable. In that decision, the Supreme Court held that the Income-tax Officer can, under section 35 of the Act, examine the records and if he discovers that he has made a mistake he can rectify the error and the error which can be corrected may be an error of factor an error of law. In that case, the scope of the section 35 of the Income-tax Act vis-a-vis the scope of Order 47, rule 1 of the Code of Civil Procedure, was considered by the court. I do not think that decision is of any assistance in deciding the controversy mentioned above.

7. On the facts and circumstances found by the Assistant Controller, this case may come within the ambit of section 59 of the Act and not section 61. Section 59 of the Act reads :

'59. If the Controller -

(a) has reason to believe that by reason of the omission or failure on the part of the person accountable to submit an account of the estate of the deceased under section 53 or section 56 or to disclose fully and truly all material facts necessary for assessment, any property chargeable to estate duty has escaped assessment by reason of under-valuation of the property included in the account or of omission to include therein any property which ought to have included or of assessment at too low a rate or otherwise, or

(b) has, in consequence of any information in his possession reason to believe notwithstanding that there has not been such omission or failure as is referred to in clause (a) that any property chargeable to estate duty has escaped assessment, whether by reason of under-valuation of the property included in the account or of omission to include therein any property which ought to have been included, or of assessment at too low a rate or otherwise.

he may at any time, subject to the provisions of section 73A, require the person accountable to submit an account as required under section 53 and may proceed to assess or reassess such property as if the provisions of section 58 applied thereto.'

8. Section 73A lays down that :

Section 73A. No proceedings for the levy of any estate duty under this Act shall be commenced -

(a) in the case of a first assessment after the expiration of five years from the date of death of the deceased in respect of whose property estate duty became payable; and

(b) in the case of a reassessment, after the expiration of three years from the date of assessment of such property to estate duty under this Act.'

9. In the present case, the department could take no assistance from section 59 in view of the bar of limitation provided under section 73A. As already stated, the case does not fall within the ambit of section 61.

10. The learned counsel for the revenue contended that though ordinarily 'record' would mean 'record of assessment', in the case of estate duty, the record of the probate proceedings are also 'record of assessment'. For this contention he relied on section 59 of the Act, which says :

'59. Where any fees have been paid under any law relating to court fees in force in any State for obtaining probate letters of administration or a succession certificate in respect of any property on which estate duty is leviable under this Act, the amount of the estate duty payable shall be reduced by an amount which is equal to one-half of the court-fees so paid.'

11. To elaborate the contention of the learned counsel for the revenue, in order to determine the estate duty recoverable, the assessing officer must find out the gross estate duty due and the deductions to be made from the same and thereafter, arrive at the net estate duty recoverable; to find out the amount deductible, the record of the probate proceedings will have to be looked into; therefore the record in the probate proceedings should also be considered as a part of the 'record' of assessment. Ingenious as this argument is, I do not think that there is any strength in it. For the purpose of determining the estate duty leviable the record in the probate proceeding is not relevant. It is only after the estate duty due is determined the question of deduction arises. The question of deduction has nothing to do with the determination of the estate duty due. The operation of section 50 comes in at a stage after the estate duty is determined. Hence, when acting under section 61, the only 'record' that the assessing authority can look into is the 'record' relating to the assessment and not any other 'record'.

12. For the reasons mentioned above, this petition is allowed and a writ of certiorari is issued quashing the impugned order of rectification. Under the circumstances of the case, we direct the parties to bear their own costs.

13. Petition allowed.


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