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Commissioner of Sales Tax Vs. Maheshwari Trading Co. - Court Judgment

LegalCrystal Citation
SubjectSales Tax
CourtMadhya Pradesh High Court
Decided On
Case NumberMiscellaneous Civil Case No. 140 of 1976
Judge
Reported in[1978]41STC336(MP)
AppellantCommissioner of Sales Tax
RespondentMaheshwari Trading Co.
Appellant AdvocateK.L. Goyal, Adv.
Respondent AdvocateK.L. Sethi, Adv.
Cases ReferredMadhya Pradesh v. Bharat Kala Bhandar
Excerpt:
- - by the aforesaid amendment hessian cloth has been clearly exempted from entry no......a reference made by the board of revenue, madhya pradesh, gwalior, under section 44 of the m. p. general sales tax act, 1958. in this reference the question referred is :whether hessian is cloth falling under item no. 6 of schedule i of the m. p. general sales tax act, 1958 and as such exempted from sales tax 2. the board of revenue, on appeal by the assessee, held that the turnover of hessian used as packing material has to be excluded from assessment to tax and to this extent the learned member of the board of revenue allowed the appeal preferred by the assessee. it appears that after this the commissioner of sales tax moved the board to state the case under section 44 of the m. p. general sales tax act, 1958 and the board has made the reference seeking an opinion on the question.....
Judgment:

G.L. Oza, J.

1. This is a reference made by the Board of Revenue, Madhya Pradesh, Gwalior, under Section 44 of the M. P. General Sales Tax Act, 1958. In this reference the question referred is :

Whether hessian is cloth falling under item No. 6 of Schedule I of the M. P. General Sales Tax Act, 1958 and as such exempted from sales tax

2. The Board of Revenue, on appeal by the assessee, held that the turnover of hessian used as packing material has to be excluded from assessment to tax and to this extent the learned member of the Board of Revenue allowed the appeal preferred by the assessee. It appears that after this the Commissioner of Sales Tax moved the Board to state the case under Section 44 of the M. P. General Sales Tax Act, 1958 and the Board has made the reference seeking an opinion on the question referred to above.

3. Schedule I, entry No. 6, refers to cloth and a Division Bench of this Court in Commissioner of Sales Tax, M.P. v. New Bhopal Textile Ltd. Bhopal 1970 M.P.L.J. 607, held as under :

Just as a cotton or woollen fabric is made of cotton fibre or woollen fibre, so also hessian cloth is made of jute or hemp fibre. Since the entry is comprehensive enough to include 'all varieties of cloth', there is no warrant for excluding hessian cloth from that entry.

It appears that after this decision of the High Court an amendment was made by the M. P. General Sales Tax (Amendment) Act (13 of 1971) indicating that hessian is not covered by the term cloth in item 6 of Schedule I of the State Act and, therefore, it is not exempted from sales tax. This Act is given retrospective effect as Section 10 of this Act enacts:

(1) The amendments made by...Section 9 in so far as it relates to hessian cloth shall be deemed to have formed part of the principal Act, from the commencement thereof.

Apparently, therefore, this Amendment Act has been given retrospective operation.

4. Section 9 of this Act reads :

In Schedule I to the principal Act, in entry 6, for the words 'but excluding silk fabrics and articles made thereof, the words 'but excluding silk fabrics, articles made thereof and hessian cloth' shall be substituted.

It is, therefore, clear that in view of the Amendment Act it could not now be held that hessian cloth is included within item 6 of Schedule I of the M. P. General Sales Tax Act.

5. A similar view has been taken in Commissioner of Sales Tax, Madhya Pradesh v. Bharat Kala Bhandar, Khandwa 1971 M.P.L.J. 764, where a Division Bench of this Court considered the impact of the present amendment and observed as under:

By the aforesaid amendment hessian cloth has been clearly exempted from entry No. 6 of Schedule I and consequently is not exempt from sales tax. Therefore, our answer to the question referred is that 'hessian is not covered by the term 'cloth' used in item No. 6 of Schedule I to the State Act and, therefore, is not exempt from sales tax'. Parties will bear their own costs in both these references.

Consequently, in our opinion, hessian cloth could not be exempted from sales tax. Thus, our answer to the question referred to us is that hessian cloth does not fall within item No. 6 of Schedule I of the M. P. General Sales Tax Act, 1958 and, as such, is not exempted from sales tax.

6. In the circumstances of the case, parties are directed to bear their own costs.


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