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Commissioner of Income-tax Vs. Rajindra Flour and Allied Industries - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtAllahabad High Court
Decided On
Case NumberIncome-tax Reference No. 120 of 1978
Judge
Reported in(1982)30CTR(All)282; [1982]137ITR17(All); [1982]10TAXMAN294(All)
ActsIndustries (Development and Regulation) Act, 1951
AppellantCommissioner of Income-tax
RespondentRajindra Flour and Allied Industries
Appellant AdvocateM. Katju, Adv.
Respondent AdvocateNone
Excerpt:
- - in a detailed and well-reasoned judgment, the delhi high court took the view that the income from letting out the plant, machinery, building, etc......out the factory on a temporary lease for five years. this was nothing more than utilising the assets commercially and consequently was a business. 7. the lease money received by the assessee constituted an element of business activity and has been rightly treated by the tribunal as income under the head 'business'. we, accordingly, answer the question in the affirmative, in favour of the assessee and against the revenue. since no one has appeared before us for the assessee, parties shall bear their own costs.
Judgment:

K.N. Seth, J.

1. At the instance of the revenue the following question has been referred for the opinion of this court:

'Whether, on the facts and in the circumstances of the case, the Income-tax Appellate Tribunal was right in holding that income from letting out of plant, machinery, building, etc., constituted an element of business activity and was, therefore, to be taxed under the head 'Business' instead of 'Other sources' ?'

2. The question relates to the lease money of Rs. 5,555 in the assessment year 1972-73.

3. The assessee-company was promoted, inter alia, to purchase, erect, construct, set up, acquire and take over flour mills. The factory buildings were erected and machinery was in the process of installation till 31st August, 1964. The company was informed by the Ministry of Commerce and Industry, Govt. of India, that no licence was required for the process of milling under the provisions of the Industries (Development and Regulation) Act, 1951. Subsequently, there was a notification dated June 21, 1963, which changed the position and the company had to obtain a licence. Some difficulties were encountered in getting the requisite licence and in the meantime, in December, 1964, Sri Rajindra Nath, the moving spirit behind the company, died and his wife, Smt. Vimla Devi, was made the managing director of the company. The company had in the meantime engaged the services of a miller and also secured electric power connection for the flour mill. It had also arranged with the Regional Director of Food for the supply of imported wheat. The company had also made arrangements for the appointment of selling agents and sub-agents and arranged for loan and cash credit facilities from the Central Bank of India. On account of the difficulties encountered in obtaining the licence for running the mill the company by a deed dated June 16, 1965, leased out the mill to M/s. Rajasthan Traders for a period of five years. The lessee obtained the licence for running a flour mill and started the mill in July, 1965. Ultimately, the lease was surrendered on the expiry of the period of lease in September, 1970. The company thereafter was able to secure a licence and started running the flour mill itself.

4. The company claimed that it was carrying on the business and was entitled to an allowance of the expenditure for running the business and for depreciation and development rebate on the machinery. The ITO treated the income by way of lease under the head 'Other sources'. The AAC, following the decision of the Income-tax Appellate Tribunal relating to the assessment year 1966-67, held that such income constituted an element of business activity and, therefore, need be taxed under the head 'Business' instead of 'Other sources'. The Tribunal also took the same view.

5. An identical question arising out of the order of the Tribunal in relation to the assessment year 1966-67 was referred for opinion to the High Court of Delhi. In a detailed and well-reasoned judgment, the Delhi High Court took the view that the income from letting out the plant, machinery, building, etc., constituted an element of business activity and was, therefore, rightly taxed under the head 'Business'.

6. A copy of the judgment of the Delhi High Court, Addl. CIT v. Rajindra Flour and Allied Industries P. Ltd. : [1981]128ITR402(Delhi) relating to the assessment year 1966-67 has been produced before us. We are in respect full agreement with the view taken by the Delhi High Court, Addl. CIT v. Rajindra Flour and Allied Industries P. Ltd. : [1981]128ITR402(Delhi) . The facts found by the Tribunal are that the asset, i.e., the factory plant and machinery, was a commercial asset. This was a case of setting up a business which could not be run by the assessee-company itself due to some intervening circumstances and it was decided to lease out the factory on a temporary lease for five years. This was nothing more than utilising the assets commercially and consequently was a business.

7. The lease money received by the assessee constituted an element of business activity and has been rightly treated by the Tribunal as income under the head 'Business'. We, accordingly, answer the question in the affirmative, in favour of the assessee and against the revenue. Since no one has appeared before us for the assessee, parties shall bear their own costs.


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