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Commissioner of Income-tax, Andhra Pradesh Vs. Krishna and Sons - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtSupreme Court of India
Decided On
Judge
Reported in[1968]70ITR733(SC)
ActsIncome Tax Act, 1922 - Sections 2(4A), 12B and 66; Motor Vehicles Act, 1939
AppellantCommissioner of Income-tax, Andhra Pradesh
RespondentKrishna and Sons
Excerpt:
.....over original price not trading profit but capital gain in respect of bus - tribunal found that no question of capital gain arises in whole transaction - high court opined that selling price received in excess over original value could be treated as capital gain but not the balance - appeal before supreme court by commissioner - apex court observed that respondent accepted liability to pay tax on capital gain amounting to rs. 8,500 - opined that no part of amount of rs. 17,000 was taxable - respondents cannot obtain any benefit of that opinion contrary to finding of tribunal and confirmed by high court. - labour & services regularisation of service: [markandey katju & v.s. sirpurkar, jj]teacher appointed on leave vacancy claim for regularization as approved teacher made on resignation..........that omnibus. in appeal the appellate tribunal held that the price received by respondents for the sale of the omnibus was rs. 6,000 and that amount was chargeable to income-tax under section 10(2) (vii). the tribunal further held that the difference between the amount of rs. 23,000 which was received by the respondents as consideration for the sale and the original price of rs. 14,500 represented capital gain chargeable to income-tax under section 12b(2) of the indian income-tax act. the tribunal then referred the following question at the instance of the commissioner to the high court of andhra pradesh :'whether on the facts and in the circumstances of the case, the excess of rs. 17,000 over the deemed profits of rs. 6,000 held to be taxable under section 10(2) (vii) should wholly be.....
Judgment:

Shah, J.

1. In June, 1950 the respondents purchased an omnibus for Rs. 14,500 to ply it as a stage carriage. On March 5, 1958 they sole the omnibus together with the right to ply it for Rs. 23,000. Before the date of the sale the price paid by the respondents was recouped out of the depreciation allowed in proceedings for assessment of income-tax and the written down value of the omnibus in the record of the income- tax office was nil. In proceedings for assessment to income-tax for the assessment year 1959-60, the Income-tax Officer brought to tax Rs. 14,500 as deemed profit under section 10(2)(vii) of the Income-tax Act, 1922, and the balance of Rs. 8,500 as income arising from carrying on trade. In appeal to the Appellate Assistant Commissioner the order of the Income-tax Officer was substantially confirmed. The Appellate Assistant Commissioner however held that the excess over the original price of the omnibus represented not the trading profits but capital gains in respect of that omnibus. In appeal the Appellate Tribunal held that the price received by respondents for the sale of the omnibus was Rs. 6,000 and that amount was chargeable to income-tax under section 10(2) (vii). The Tribunal further held that the difference between the amount of Rs. 23,000 which was received by the respondents as consideration for the sale and the original price of Rs. 14,500 represented capital gain chargeable to income-tax under section 12B(2) of the Indian Income-tax Act. The Tribunal then referred the following question at the instance of the Commissioner to the High Court of Andhra Pradesh :

'Whether on the facts and in the circumstances of the case, the excess of Rs. 17,000 over the deemed profits of Rs. 6,000 held to be taxable under section 10(2) (vii) should wholly be treated as a capital gain liable to tax under section 12B of the Act ?'

2. The High Court held that the amount received as price for sale in excess over the original value of the omnibus could be treated as capital gain and could be taxed but not the balance. Against the order of the High Court, the Commissioner has appealed to this court.

3. The Income-tax Officer was apparently of the view that the respondent sold the omnibus for Rs. 23,000 and with that view the Appellate Assistant Commissioner agreed. But according to the Tribunal it was composite sale of the omnibus and of the right to ply the omnibus under the permit held by the omnibus was only Rs. 6,000 and the respondents had received consideration for parting with the right to ply the omnibus under the permit granted to them.

4. The Tribunal also held that the right to ply the omnibus was not property. The Tribunal still held that the amount of Rs. 8,500 which represented the difference between the consideration for sale and the right to ply the omnibus and the original value of the omnibus was capital gain chargeable to tax under section 12B. The reasons recorded by the Tribunal in support of this view are however not clear.

5. In the application submitted by the Commissioner praying that questions arising out of the order of the Tribunal be referred under section 66(1) of the Income-tax Act to the High Court one of the question submitted was the following :

'If the answer to question No. (2) is in the affirmative, whether such 'route value' does not constitute an asset or property of the assessee for the purpose of computing capital gains ?'

6. But the Tribunal did not submit a statement of case on that question to the High Court and the Commissioner did not apply to the High Court for calling for a statement of the case on that question.

7. The High Court proceeded to deal with the reference on the only question which was referred by the Tribunal and which we have already set out. The High Court apparently thought that even though the respondents purported to transfer the right to the omnibus and the right to ply the could be regarded as capital gain earned by the respondents by the sale of the omnibus and taxable under section 12B. If however, on the finding recorded by the Tribunal the price received by the respondent for sale of the omnibus was Rs. 6,000 the excess over that amount can obviously not be attributable to the sale of the omnibus.

8. In this court Mr. Desai appearing for the revenue contended that the right to ply the omnibus under the permit granted to the assessee was a 'capital asset' within the meaning of section 2(4A) of the Income- tax Act, and the profit realized by sale of that capital asset was chargeable to tax under section 12B.

9. We do not propose in this case to express any opinion on the question whether the right to ply an omnibus under a permit is a capital asset within the meaning of section 2(4A) of the Act. The Tribunal recorded a finding in their order that the right to ply the omnibus was not property; if it is not property it cannot be a capital asset, for a capital asset under section 2(4A) if the Income-tax Act means 'property of any kind held by the assessee, whether or not connected with his profession or vocation...'

10. The Commissioner of Income-tax apparently felt aggrieved by the decision of the Tribunal and applied to the Tribunal to draw up a statement of case, and submitted that the question in that behalf which we have set out earlier arose out of the order of the Tribunal. But the Tribunal did not raise that question. It was open to the Commissioner to apply to High Court under section 66(2) of the Act that a statement of case be ordered on that part of the case but no such application was made.

11. The question raised by the Tribunal and referred to the High Court did not in our judgment comprehend and enquiry into the question whether a right to ply a stage carriage under a permit granted by a transport authority exercising power under the Motor Vehicles Act, 1939, is 'Property'. In this appeal we cannot record our opinion on a question which was not referred by the Tribunal. Our jurisdiction sitting in appeal over the judgment of the High Court is also advisory; we can only record our opinion on questions which are referred - not on questions which could have been but have not been referred.

12. The Tribunal has found that the price for which the omnibus was sold was Rs. 6,000 and that amount having been brought to tax under section 10(2) (vii) of the Income-tax Act on the footing that in written down value of the omnibus was at the date of the sale 'nil' no question of charging to tax any capital gain earned by sale of the omnibus falls to determined.

13. We deem it however necessary to observe that the respondents accepted liability to pay tax on the capital gain amounting to Rs. 8,500 being the difference between the price received by the sale of the rights and the original price of the omnibus. The question referred by the Tribunal was not precise, for the dispute raised by the department only related to an amount of Rs. 8,500 which was not brought to tax. Even though we are of the opinion that no part of the amount of Rs. 17,000 was taxable, the respondents cannot obtain any benefit of that opinion contrary to the finding of the Tribunal and confirmed by the High Court.

14. The appeal fails and is dismissed. There will be no order as to costs.

15. Appeal dismissed.


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