Skip to content


A.K. Swamy and Brothers Vs. the State of Mysore and anr. - Court Judgment

LegalCrystal Citation
SubjectSales Tax
CourtKarnataka High Court
Decided On
Case NumberS.T.R.P. Nos. 17 and 18 of 1968
Judge
Reported in(1970)1MysLJ258; [1970]25STC227(Kar)
ActsMysore Sales Tax Act, 1957 - Sections 5(1) and 23(1)
AppellantA.K. Swamy and Brothers
RespondentThe State of Mysore and anr.
Appellant AdvocateK. Prahalada Rao, Adv.
Respondent AdvocateS.R. Rajasekhara Murthy, High Court Government Pleader
Excerpt:
- karnataka state minorities commission act, 1994 sections 4(3), (4) & 18(2)(b) & karnataka state minorities commission rules, 2000, rule 4: [p.d. dinakaran, c.j. & v.g. sabhahit, j] member nominated to minorities commission omission to make provisions by framing rule, for payment of salary held, when the act provides for payment of salary to person nominated as member, he cannot be denied salary merely because there is no rule providing for it. state is under obligation to frame rules for payment of salary to member......and 1963-64. the petitioner who is a manufacturer of seat covers for scooters, supplies scooter seat covers made on rexine cloth to messrs stan lucas services, who are dealers in vespa scooters. the assessing authority has levied tax on the turnover of the seat covers at 7 per cent. under serial no. 73 of the second schedule of the act. the petitioner contended that the articles sold by him do not fall within serial no. 73 of the second schedule of the act but under section 5(1) of the act, under which the tax is charged at 2 per cent. of the turnover. 2. the question for decision is whether the scooter seat covers come within serial no. 73 of the second schedule of the act. serial no. 73 of the second schedule reads thus : 'articles (including rubber and other tyres and tubes and.....
Judgment:
ORDER

Govinda Bhat, J.

1. These two revision petitions preferred under section 23(1) of the Mysore Sales Tax Act, 1957 (hereinafter referred to as the 'Act') relate to the assessment years 1962-63 and 1963-64. The petitioner who is a manufacturer of seat covers for scooters, supplies scooter seat covers made on rexine cloth to Messrs Stan Lucas Services, who are dealers in Vespa Scooters. The assessing authority has levied tax on the turnover of the seat covers at 7 per cent. under serial No. 73 of the Second Schedule of the Act. The petitioner contended that the articles sold by him do not fall within serial No. 73 of the Second Schedule of the Act but under section 5(1) of the Act, under which the tax is charged at 2 per cent. of the turnover.

2. The question for decision is whether the scooter seat covers come within serial No. 73 of the Second Schedule of the Act. Serial No. 73 of the Second Schedule reads thus :

'Articles (including rubber and other tyres and tubes and batteries) adapted for use as parts and accessories of motor vehicles, not being such articles as are ordinarily also used for purposes other that as parts or accessories of motor vehicles.'

3. The word 'adapt' according to the Webster's International New Dictionary means 'to alter so as to fit for new use'. From the language of serial No. 73 of the Second Schedule, it appears to us that the Legislature had in mind the case of articles which are ordinarily used for one purpose but by alteration made are used for a different purpose, viz., as parts and accessories of motor vehicles, and it is to such articles that serial No. 73 of the Second Schedule applies.

4. In the instant case, the seat covers are manufactured out of rexine cloth for the specific purpose of seat covers only. The seat covers are not altered to serve a new use. Therefore, it is clear that the articles manufactured and sold by the petitioner-assesses do not fall within entry No. 73 of the Second Schedule of the Act. In that view the turnover should have been assessed at 2 per cent. under section 5(1) of the Act. The tax will be computed for the two assessment years at the rate provided under section 5(1) for the relevant years. No costs.

5. Petition allowed.


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