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Janta Metal Supply Vs. Commissioner of Income-tax, Uttar Pradesh - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtSupreme Court of India
Decided On
Case NumberCivil Appeal No. 1905(T) of 1976
Judge
Reported inAIR1977SC2010; [1977]110ITR672(SC); (1977)3SCC557; 1977(9)LC491(SC)
ActsIncome Tax Act, 1961 - Sections 40A(3)
AppellantJanta Metal Supply
RespondentCommissioner of Income-tax, Uttar Pradesh
Cases ReferredU.P. Hardware Store v. Commissioner of Income Tan U. P.
Excerpt:
.....in purchasing scrap metal for resale constitutes 'expenditure' within meaning of section 43a (3) - assessee raised this question before tribunal but same was not discussed while pronouncing judgment - tribunal refused to refer this question of law to high court - high court too rejected appeal of assessee in this regard - court observed that this was general question which should have been decided by high court - high court directed to call statement of case from tribunal and to decide question referred by assessee. - section 9: [s.b. sinha, dr. mukundakam sharma & asok kumar, jj] jurisdiction of civil court-suit questioning order of termination of respondents services by appellant-held, the jurisdiction of civil court in terms of section 9 is a plenary one. the provision relating to..........material is not 'expenditure 'within the meaning of section 40a(3). on the other hand, learned counsel for the revenue has drawn our attention to the judgments of the orrisa high court in sajowanlal jaiswal v. commissioner of income tax, orissa : [1976]103itr706(orissa) and of the allahabad high court in u.p. hardware store v. commissioner of income tan u. p. 10 i.t.r. 664 which, on a careful consideration of the matter, have taken a contrary view.6. since the question raised on behalf of the assessee is of general importance and since it appears that the question was raised before the tribunal itself, we set aside the judgment of the high court and direct that the high court shall call for a statement of case from the tribunal on the following question :whether the amount spent by the.....
Judgment:

Y.V. Chandrachud, J.

1. The assessee-firm, which is the appellant before us, does business in brass and copper scrap on a wholesale basis. It purchased metal scrap during the assessment year 1970-71, for which it paid a sum of Rs. 2,46,625/- consisting of various items, each one of which exceeded Rs. 2,500/-. It claimed these amounts as allowable deductions, whereupon a question arose whether payments made in cash in excess of Rs. 2,500/- at a time could be claimed as deductions in view of the provisions contained in Section 40A(3) of the Income Tax Act, 1961.

2. The Revenue Authorities and the Appellate Tribunal rejected the assessee's claims, holding that the case fell squarely within the terms of Section 40A(3) and that none of the Exceptions contained in Rule 6DD was attracted.

3. The assessee asked the Appellate Tribunal to make a reference to the High Court which the Tribunal declined to do on the ground that its judgment did not give rise to any question of law. The assessee then approached the High Court of Allahabad asking that the Tribunal be directed to make a reference to it on the questions raised by the assessee. The Order of the High Court dismissing the application for reference is challenged by the assessee in this appeal by special leave.

4. Mr. Singhania, who appears on behalf of the assessee contends that the Tribunal's judgment raise an important question of law, viz , whether payments made by the assessee in purchasing scrap metal for re-sale is 'expenditure' within the meaning of Section 40A(3). The Tribunal not having discussed this question in its judgment, the High Court is apparently justified in its view that the question did not arise out of the Tribunal's judgment. Our attention has, however, been drawn by the assessee's counsel to an affidavit filed in the High Court by one Balkrishan, who is the son of one of the partners of the assessee-firm, in which he says that he was present at the hearing before the Tribunal and that the question on which a reference was sought was argued before the Tribunal. Not only was Balkrishan's affidavit not rebutted by a counter affidavit or otherwise but the Commissioner of Income Tax, by his reply to the application filed by the assessee in the Tribunal asking for a reference to the High Court, conceded that a question of law arose out of the Tribunal's judgment which should be referred for the opinion of the High Court.

5. A judgment dated November 29, 1973 rendered by the Delhi Bench of the Income Tax Appellate Tribunal in I.T.A. No. 5456 of 1972-73, shows that various Benches of the Tribunal have consistently taken the view that payments made for the purchase of stock in-trade or raw material is not 'expenditure 'within the meaning of Section 40A(3). On the other hand, learned Counsel for the Revenue has drawn our attention to the judgments of the Orrisa High Court in Sajowanlal Jaiswal v. Commissioner of Income Tax, Orissa : [1976]103ITR706(Orissa) and of the Allahabad High Court in U.P. Hardware Store v. Commissioner of Income Tan U. P. 10 I.T.R. 664 which, on a careful consideration of the matter, have taken a contrary view.

6. Since the question raised on behalf of the assessee is of general importance and since it appears that the question was raised before the Tribunal itself, we set aside the judgment of the High Court and direct that the High Court shall call for a statement of case from the Tribunal on the following question :

Whether the amount spent by the assessee in purchasing goods for the purposes of resale is expenditure within the meaning of Section 40A(3) of the Income Tax Act, 1961.

On receiving the statement of case, the High Court shall hear the parties and dispose of the reference in accordance with law. There will be no order as to costs.


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