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Commissioner of Income-tax, Uttar Pradesh Vs. Madan Gopal Radhey Lal - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtSupreme Court of India
Decided On
Judge
Reported inAIR1969SC840; [1969]73ITR652(SC); [1969]2SCR7
ActsIncome Tax Act, 1922 - Sections 10(2)
AppellantCommissioner of Income-tax, Uttar Pradesh
RespondentMadan Gopal Radhey Lal
Cases ReferredIn India Cements Ltd. v. Commissioner of Income
Excerpt:
.....in shares and securities and held some shares in certain companies as stock - assessee received bonus shares from companies and sold them - income-tax officer included sale proceeds of bonus shares in business income of assessee - appellate assistant commissioner confirmed order of income-tax officer - matter referred to high court for opinion - high court decided that sale proceeds of bonus shares not to be included in business income - appeal to supreme court by commissioner - supreme court observed that bonus shares are normally received as capital but these shares could be converted in stock - held, sale proceeds of bonus shares were taxable as business income. - madhya pradesh uchcha nyayalaya (khand nyaypeeth ko appeal) adhiniyam (14 of 2006)section 2 :[tarun chatterjee &..........assessees-deal in shares and securities. they held in the relevant years as part of their stock-in-trade shares of certain companies. the assessees received from the companies at different times bonus hares proportionate to their equity holding. from time to time the assessees sold the bonus shares received by them. the income-tax officer brought to tax rs. 55,607 in the assessment year 1946-47; rs. 41,625 in the assessment year 1948-49; rs. 1,43,050 in the assessment year 1949-50 and rs. 33,170 in the assessment year 1950-51 being the sale proceeds of the bonus shares, holding that those receipts represented income of the assessees arising from their business in shares. the order of the income-tax officer was confirmed by the appellate assistant commissioner and by the income-tax.....
Judgment:

Shah, J.

1. M/s. Madan Gopal Radhey Lal - hereinafter called the assessees-deal in shares and securities. They held in the relevant years as part of their stock-in-trade shares of certain companies. The assessees received from the companies at different times bonus hares proportionate to their equity holding. From time to time the assessees sold the bonus shares received by them. The Income-tax Officer brought to tax Rs. 55,607 in the assessment year 1946-47; Rs. 41,625 in the assessment year 1948-49; Rs. 1,43,050 in the assessment year 1949-50 and Rs. 33,170 in the assessment year 1950-51 being the sale proceeds of the bonus shares, holding that those receipts represented income of the assessees arising from their business in shares. The order of the Income-tax Officer was confirmed by the Appellate Assistant Commissioner and by the Income-tax Appellate Tribunal.

2. At the instance of the assessees, the Tribunal referred the following question of law to the High Court of Allahabad for opinion :

'Whether the sale proceeds of bonus saris which had been issued in respect of shares which formed part of the assessees' stock-on-trade of the share dealing business are liable to inclusion in the assessees' total incomes for the respective years as profits of the share dealing business ?'

3. The High Court called for a supplementary statement of case. A Full Bench of the High Court (Manchanda J. dissenting) answered the question in the negative. The Commissioner has appealed to this court with certificate granted by the High Court.

4. The articles of association of the various companies which had issued the bonus shares are not on the record. It has been assumed that the companies had issued bonus shares in exercise of the power conferred upon them by the articles of association, and on argument has been raised in that behalf. A company when authorised by its articles of association may convert its accumulate profit into capital and then utilise such profit by issuing additional shares by was of bonus of the shareholders. Under the Income-tax Act, 1922, at the relevant time, issue of such of bonus shares by capitalisation of the accumulate profit was not treated as distribution of dividend.

5. In Commissioner of Inland Revenue v. John Blott the House of Lords (by majority) held that bonus shares issued by a company in exercise of the power under the articles of association are not divided and therefore not income of the shareholder. Viscount Haldane observed at page 126;

'....... I think that it is a matter of principle with the power of an ordinary joint stock company with articles such as those in the case before us to determine conclusively against the whole world whether it will withhold profits it has accumulate from distribute them at all, but apply them in paying up the capital sums which shareholders electing to take up unissued shares would otherwise have to contribute. If this is done, the money so applied is capital and never becomes profit in the hands of the shareholder at all. What the latter gets is on doubt a valuable thing. But it is a thing in the nature of an extra share certificate in the company. His new shares do not given him an immediate right to a larger amount of the existing assets. These remain where they were. The new shares simply confer a title to a larger proportion of the surplus assets if and when a general distribution takes place, as in the winding up. In these assets, the undistributed profits now allocated to capital, will be included profits which will be used by the company for its business, but henceforth as part of its issued share capital.'

6. Similarly Lord Cave observed at page 135 :

'The profits remained in the hands of the company as capital, and shareholders received a paper certificate as evidence of his interest in the additional capital so set aside. The transaction took nothing out of the company's coffers, and put nothing into the shareholders' pockets; and the only result was that the company, which before the resolution could have distributed the profit by way of dividend, or carried it temporarily to reserve, came thenceforth under the obligation to retain it permanently as capital. It is true that the shareholder could sell his bonus shares, but in that case he would not be income in his hands.'

7. The principle of the case was affirmed by the Judicial Committee in a case arising under the Indian income-tax Act, 1922, Commissioner of Income-tax v. Mercantile Bank of India. Accordingly, bonus shares given by a company in proportion to the holding of equity capital by a shareholder are, the absence of any express provision to the contrary, liable to the be treated as capital and not income.

8. We are unable to agree with the judgment of the Bombay High Court (to which reference was made by the Tribunal) in Commissioner of Income- tax v. Maniklal Chunnilal and sons Ltd. (I.T. Reference No. 16 of 1948) that bonus shares received by a shareholder who carries on business in shares and securities 'ipso facto become accretion to his stock-in-trade.' Bonus shares would normally be deemed to be distributed by the company as capital and the shareholder receives the shares as capital. The bonus shares are accretions to the shares in respect of which they are issued but on that account those shares do not become stock-in-trade of the business of the shareholder. A trade may acquire a commodity in which he is dealing for his own purposes, and hold it apart from the stock-in-trade, of his business. There is no presumption that every acquisition by a dealer in a particular commodity is acquisition for the purpose of his business; in each case the question is one of intention to be a gathered from the evidence of conduct and dealings by the acquirer with the commodity.

9. Bonus shares having been received by the assessee in respect of their stock-in-trade did not. Therefore become part of their stock-in-trade, merely because they were accretions to the stock-in-trade. The bonus shares were received as capital; they could be converted by the assessees into their stock-in-trade or retained as their capital asset.

10. The Tribunal observed in paragraph 5 of its order that 'the assessee deals in shares and the sales proceeds of the bonus shares was (were) received by him in the course and as part of this share dealing business. The amount received by the assessee is therefor part of his profit from the share dealing business and is liable to tax as such'. Counsel for the assessee contended that the Tribunal has not referred to any evidence in support of its conclusion and has made a cryptic statement which is not capable of the interpretation that the assessee had converted the bounced shares into their stock-in-trade. If there is on presumption that the accretion to the stock-in-trade necessarily gets incorporated into the stock-in-trade, says Mr. Chagla, in the absence of evidence showing that the bound shares were treated by the assessees as stock-in-trade the finding of the Tribunal cannot be sustained. Counsel invited our attention to the supplementary statement of case in which the Tribunal recorded that in the copies of balance sheets filed by the assessees as of February 14, 1948, March 8, 1949 and March 8, 1950, the shares did not find a place and that the sale proceeds of the bonus shares were credited in the capital account of the assessees for the four years in question on the last dates of the relevant accounting years.

11. But the Tribunal has found that the sale proceeds of the bonus shares were received in the course and as part of their business in shares and were on that account taxable. It is somewhat unfortunate that the Tribunal has not set out in detail the facts found by it and the inference drawn therefore. Even in the supplementary statement on attempt has been made to set out the facts on which the conclusion was based. The orders of the income-tax Officer and there Appellate Assistant Commissioner are also not before us. The mere circumstance that in the copies of the balance-sheets rendered by the assessee the bonus shares did not find a place has, in our judgment on importance, and the credit entries in the capital account on the last dated of the a respective accounting years in the four years in question also do not support an inference in favour of the assessee. The question posed for the opinion of the court was not whether the conclusion of the Tribunal was founded on evidence, but whether. On this question an inquiry into whether the conclusion of the Tribunal is supported by the evidence cannot be made.

12. In India Cements Ltd. v. Commissioner of Income-tax this court observed that in a reference under the income-tax Act the High Court must accept the findings of fact made by the Appellate Tribunal, and it is for the person who has applied for a reference to challenge those findings first by an application under section 66(1). If he has failed to file an application under section 66(1) expressly raising the question about the validity of the findings of fact, he is not entitled to urge before the High Court that the findings are vitiated for one reasons or another. The principle of that case applies here. It is not upon to the assessee to contend on the question raised that the finding of the Tribunal is not supported by evidence.

13. The answer recorded by the High Court is discharged. The answer to the question submitted is in the affirmative. No order as to costs of the appeal to this court and of the reference in the High Court.

14. Appeals allowed.


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