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Commissioner of Income-tax Vs. M.P. Sugar Mills Co. Pvt. Ltd. - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtAllahabad High Court
Decided On
Case NumberIncome-tax Reference No. 86 of 1981
Judge
Reported in[2000]246ITR60(All)
ActsIncome Tax Act, 1961 - Sections 80J; Income Tax Rules - Rule 19A
AppellantCommissioner of Income-tax
RespondentM.P. Sugar Mills Co. Pvt. Ltd.
Appellant AdvocateA.N. Mahajan, Adv.
Respondent AdvocateR.S. Agarwal, Adv.
Excerpt:
- motor vehicles act, 1988 [c.a. no. 59/1988]section 168; [s.b. sinha & h.s. bedi, jj ] determination of compensation meaning of income of victim held, the term income has different connotations for different purposes. a court of law, having regard to the change in societal conditions must consider the question not only having regard to pay packet the employee carries home at the end of the month but also other perks which are beneficial to the members of the entire family. loss caused to the family on a death of a near and dear one can hardly be compensated on monetary terms. section 168 uses the word just compensation which, in our opinion, should be assigned a broad meaning. it cannot be lost sight of the fact that the private sector companies in place of introducing a pension..........for the opinion of this court :'1. whether the tribunal was correct in directing that the borrowed capital should be included in the capital employed for the purpose of relief under section 80j of the act ? 2. whether the tribunal was correct in holding that the relief under section 80j of the act is allowable for the entire year ? 3. whether the tribunal was correct in interpreting the words 'per annum' in section 80j to mean for the entire year ?' 5. the tribunal, however, thought that questions nos. 2 and 3 may be clubbed together and may be referred for the opinion of the high court in the form as stated above. thus, in fact, the tribunal has referred two questions as under :'1. whether, the tribunal was correct in directing that the borrowed capital should be included in.....
Judgment:

M.C. Agarwal, J.

1. The Income-tax Appellate Tribunal, Allahabad Bench, Allahabad, under Section 256(1) of the Income-tax Act, 1961, has referred the following question for the opinion of this court :

'Whether the Tribunal was correct in holding that the relief under Section 80J of the Act. is allowable for the relevant year without any reduction with reference to the actual period of working of the factory during the relevant year ?'

2. The aforesaid question is stated to arise out of the Tribunal's order passed in ITA No. 1434(All) of 1976-77 for the assessment year 1971-72.

3. We have heard Sri A. N. Mahajan, learned standing counsel for the Commissioner, and Sri. R. S, Agarwal, learned counsel for the respondent.

4. From the statement of the case We find that the Commissioner through his application under Section 256(1) of the Act had required the Tribunal to refer the following three questions for the opinion of this court :

'1. Whether the Tribunal was correct in directing that the borrowed capital should be included in the capital employed for the purpose of relief under Section 80J of the Act ?

2. Whether the Tribunal was correct in holding that the relief under Section 80J of the Act is allowable for the entire year ?

3. Whether the Tribunal was correct in interpreting the words 'per annum' in Section 80J to mean for the entire year ?'

5. The Tribunal, however, thought that questions Nos. 2 and 3 may be clubbed together and may be referred for the opinion of the High Court in the form as stated above. Thus, in fact, the Tribunal has referred two questions as under :

'1. Whether, the Tribunal was correct in directing that the borrowed capital should be included in the capital employed for the purpose of relief under Section 80J of the Act ?

2. Whether the Tribunal was correct in holding that the relief under Section 80J of the Act is allowable for the relevant year without any reduction with reference to the actual period of working of the factory during the relevant year ?'

6. As regards the first question, the dispute was about certain liabilities amounting to Rs. 40,17,654 and Rs. 73,82,136 relating to the steel and vanaspati units, respectively, of the assessee. The Tribunal disposed of the issue as under :

'21. With regard to the claim of the assessee under Section 80J it was claimed that the authorities below are not justified in excluding the borrowings and liabilities for the purpose of computing the relevant amount of capital employed in the new industrial undertaking. This issue has since been decided in favour of the assessee by their Lordships of the Allahabad High Court in the case of Kota Box Manufacturing Co. v. ITO : [1980]123ITR638(All) , and accordingly we reverse the order of the Appellate Assistant Commissioner and direct that the capital employed may be worked out in accordance with the principles enunciated by their Lordships of the Allahabad High Court in the abovementioned case.'

7. Thus, the Tribunal based its decision on a judgment of this court in Kota Box . v. Union of India : [1985]152ITR308(SC) in which the aforesaid Rule which provided for exclusion of the borrowed capital was held to be valid. Therefore, the basis on which the learned Tribunal decided the case has vanished and its conclusion on that account cannot be sustained.

8. Learned counsel for the assessee, however, contended that the present case relates to the assessment year 1971-72 while Rule 19A was effective from April 1, 1972, and, therefore, according to him, Rule 19A was not applicable and according to law as it stood for the assessment year 1971-72 any moneys borrowed from approved sources for creation of capital assetsin India were to be included in the borrowed capital if the agreement under which such moneys are borrowed provides for the repayment thereof during a period not less than seven years. We express no opinion and it would be for the Tribunal to decide this controversy afresh since the basis of its decision no longer exists. We, therefore, answer the first question in the negative and set aside the Tribunal's order on this point. The Tribunal would decide this controversy afresh in accordance with law.

9. As regards the second part of the controversy as to whether the reduction is allowable for the whole year or only for a portion of a year during which the industrial undertaking work, we find the opinion of the Madras High Court in CIT v. Simpson and Co. : [1980]122ITR283(Mad) in which it was held that the words 'per annum' used in Section 80J should be given their natural and liberal meaning and even though the industrial undertaking worked for a part of the year, the relief under Section 80J was allowable for the whole year. We agree with this view and answer the second question in the affirmative, i.e., against the Commissioner and in favour of the assessee.


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