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Gundu Akkiraju and Suryanarayanamurthy Vs. the Board of Revenue (Commercial Taxes) - Court Judgment

LegalCrystal Citation
SubjectSales Tax
CourtAndhra Pradesh High Court
Decided On
Case NumberSpecial Appeal No. 2 of 1972
Judge
Reported in[1976]37STC372(AP)
AppellantGundu Akkiraju and Suryanarayanamurthy
RespondentThe Board of Revenue (Commercial Taxes)
Appellant AdvocateT. Ramachandra Rao, Adv.
Respondent AdvocateGovernment Pleader
DispositionAppeal dismissed
Excerpt:
- - aggrieved by that assessment made at the rate of 2 per cent, the appellant preferred an appeal unsuccessfully to the assistant commissioner of commercial taxes......assessing authority assessed the appellant on the turnover of rs. 5,39,137.13 at the rate of 1 per cent. on appeal to the assistant commissioner, the assistant commissioner held that the rate of tax, in accordance with the directions of the tribunal, should be 1 per cent and not 1 per cent and, therefore, allowed the appeal to that extent. the commissioner of commercial taxes then suo motu took up the revision after issuing a notice to the appellant. the commissioner came to the conclusion that the question whether the turnover should be assessed to tax at the rates specified in section 5-a was not in issue before the tribunal and, therefore, the assistant commissioner erred in holding that the assessing authority should have assessed the appellant on the turnover at the rate of 1 per.....
Judgment:

S. Obul Reddi, C.J.

1. The only question that is raised and arises in this special appeal is whether the order of the Commissioner of Commercial taxes is in contravention of Section 20, Sub-section (2-A), of the Andhra Pradesh General Sales Tax Act, hereinafter referred to as 'the Act'.

2. The facts necessary for determining the question involved are these: The appellant is a firm of contractors and dealers in paddy and rice. Its turnover for the assessment year 1963-64 was Rs. 5,62,350.08. On that turnover, the appellant was assesseed to tax at the rate of 2 per cent. Aggrieved by that assessment made at the rate of 2 per cent, the appellant preferred an appeal unsuccessfully to the Assistant Commissioner of Commercial Taxes. On further appeal to the Tribunal, the Tribunal remitted the matter to the assessing authority to determine the rate of tax having regard to the decision of this Court in State of Andhra Pradesh v. Oruganti Venkateswarlu & Bros. [1967] 20 S.T.C. 340 On remand, the assessing authority assessed the appellant on the turnover of Rs. 5,39,137.13 at the rate of 1 per cent. On appeal to the Assistant Commissioner, the Assistant Commissioner held that the rate of tax, in accordance with the directions of the Tribunal, should be 1 per cent and not 1 per cent and, therefore, allowed the appeal to that extent. The Commissioner of Commercial Taxes then suo motu took up the revision after issuing a notice to the appellant. The Commissioner came to the conclusion that the question whether the turnover should be assessed to tax at the rates specified in Section 5-A was not in issue before the Tribunal and, therefore, the Assistant Commissioner erred in holding that the assessing authority should have assessed the appellant on the turnover at the rate of 1 per cent instead of 1 per cent. It is in the view that the rate of tax as payable under Section 5-A was not in issue before the Tribunal that the Commissioner of Commercial Taxes revised the order of the Assistant Commissioner and directed the assessment at the rate of 1 per cent on the turnover of Rs. 5,39,137.13.

3. Mr. T. Ramachandra Rao, the learned Counsel for the appellant, relying upon Section 20(2-A) of the Act, contended that the Commissioner acted without jurisdiction in revising the order of the Assistant Commissioner based on the judgment of the Tribunal. According to him, the only question raised before the Tribunal was with regard to the rate of tax and when the Tribunal had given a finding on that question, it is not open to the Commissioner to revise the order of the Assistant Commissioner made in accordance with the directions of the Tribunal's judgment.

4. Section 20 empowers the Board of Revenue to suo motu examine the record of any order passed by any authority subordinate to it for the purpose of satisfying itself as to the legality or propriety of such order passed by the subordinate authority. Sub-section (2-A) places a restriction on the exercise of the power by the Board of Revenue under Sub-sections (1) and (2) of Section 20. This Sub-section (2-A) reads:

20. (2-A) The powers under Sub-section (1) or Sub-section (2) shall not be exercised by the authority specified therein in respect of any issue or question, which is the subject-matter of an appeal before, or which was decided on appeal by, the Appellate Tribunal under Section 21.

5. Therefore, what has to be seen is whether the Commissioner has revised the finding recorded by the Tribunal in respect of an issue or question which was raised before the Tribunal and decided by it in an appeal. The Tribunal heard a batch of five appeals and pronounced a common order. The common question involved in those five appeals has been stated by the Tribunal in the opening sentence of its order thus:

These five appeals are disposed of by a common order because they involve the common question relating to the rate of tax on rice which was sold in the course of inter-State trade or commerce. In all these appeals the rate of tax is disputed and it is argued that it should not be 2 per cent but 1 per cent, because it was obtained from paddy which had suffered tax already.

6. The Tribunal held that the rate of tax should be 1 per cent and not 2 per cent in view of the decision of this Court in Oruganti Venkateswarlu's case [1967] 20 S.T.C. 340. In Oruganti Venkateswarlu's case1, the question raised was whether under Section 5(2)(a) read with item 66(a) of the First Schedule, the tax to be levied should be 1 per cent or 2 per cent. On a reading of the said provisions, Jaganmohan Reddy, C.J. (as he then was), sitting with M. Krishna Rao, J., held that by virtue of Section 8(2-A) of the Central Sales Tax Act read with item 66(b) of the First Schedule to the Act, inter-State sale of rice obtained from paddy that had already suffered tax at 3 per cent was exigible to tax at 1 per cent and not at 2 per cent. The learned Judges were not concerned with the rate of tax leviable under Section 5A of the Act. Therefore, it cannot be said that the decision rendered by this Court in Oruganti Venkateswarlu's case1 applies to cases of turnover referred to in Section 5-A of the Act. This Section is in these terms:

5-A. Levy of additional tax on turnover.--Every dealer who is liable to pay tax under Section 5 shall, in addition to the tax payable under that section, pay for each year a tax at the rate of one-fourth paisa on every rupee of his turnover liable to tax, if his total turnover for that year is rupees three lakhs or more.

7. The turnover of the appellant is more than the minimum turnover prescribed by this section. Section 5(2)(a) says that tax shall be levied in the case of goods mentioned in the First Schedule at the rates and only at the point of sale specified as applicable thereto, effected in the State by the dealer selling them, on his turnover of sales in each year relating to such goods irrespective of the quantum of turnover. Under Section 5(2), tax is leviable at the rates specified in item 66(b) of the First Schedule in respect of rice obtained from paddy that has met tax under the Act. The rate of tax is one paisa in a rupee. Rice relating to the turnover in question was obtained from paddy. But the rate of tax at one paisa in the rupee is applicable only to the turnovers below rupees three lakhs mentioned in Section 5-A. Where the total turnover exceeds rupees three lakhs, Section 5-A is attracted and additional tax at the rate of one-fourth paisa on every rupee of the assessee's turnover has to be levied. A reading of the order of the Tribunal would show that there was no issue or question as to the rate of tax payable by an assessee whose annual turnover exceeded rupees three lakhs. The decision in Oruganti Venkateswarlu's case [1967] 20 S.T.C. 340 was referred to by the Tribunal only for guidance in respect of cases other than those coming within the purview of Section 5-A. Therefore, when the applicability of Section 5-A was not in issue before the Tribunal, it cannot be said that the Commissioner of Commercial Taxes had exceeded his jurisdiction in exercising his powers under Section 20(1) of the Act.

8. We, therefore, confirm the impugned order of the Commissioner of Commercial Taxes and dismiss this appeal with costs.


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