Skip to content


Commissioner of Income-tax, Bombay City I Vs. Dharampur Leather Co. Ltd. - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtSupreme Court of India
Decided On
Judge
Reported inAIR1966SC1117; [1966]60ITR165(SC); [1966]2SCR859
ActsMerged States (Taxation Concessions) Order, 1949; Income Tax Act, 1922 - Sections 10(5), 60A; Taxation Laws (Merged States) (Removal of Difficulties) Order, 1949; Taxation Laws (Merged States) (Removal of Difficulties) (Amendment) Order, 1962
AppellantCommissioner of Income-tax, Bombay City I
RespondentDharampur Leather Co. Ltd.
Excerpt:
direct taxation - depreciation - merged states (taxation concessions) order, 1949, taxation laws (merged states) (removal of difficulties) order, 1949, taxation laws (merged states) (removal of difficulties) (amendment) order, 1962 and sections 10 (5) and 60a of income tax act, 1922 - defendant assessee previously exempted form tax under agreement with ruler - exemption lifted owing merger of states - assessee claimed depreciation on original cost of assets - tax officer assessed income taking depreciation on written down value assuming depreciation has been provided notionally - under circumstances whether claim of assessee tenable - high court agreed with respondent - appeal by special leave - supreme court held, contention of revenue as to continuance of order under order of 1962 with..........and later on november 24, 1949, as a private limited company. on august 1, 1949, the dharampur state merged with the province of bombay. before its incorporation, the promoters of the assessee-company had negotiated with the ruler of dharampur and secured from the ruler total exemption from the state income-tax of profits of the company for a period of seven years from the commencement of its working. the factory commenced working from june 15, 1949. after the merger the assessee-company applied to the commissioner of income-tax, bombay, by its letter dated june 22, 1951, for relief under paragraph 15 of the merged states (taxation concessions) order, 1949. the commissioner of income-tax communicated the decision of the government in his letter dated 8-3-1952, to exempt the company.....
Judgment:

Sikri, J.

1. This appeal by special leave is directed against the judgment of the High Court of Judicature at Bombay answering the following question against the appellant :

'Whether depreciation is allowable on the original cost of the various components of the plant and machinery and other assets of the company as acquired and used prior to July, 1, 1953 ?'

2. The relevant facts are these. We are concerned with the assessment year 1955-56 (accounting year being April 1, 1954, to March 31, 1955). The respondent, Dharampur Leather Company Ltd., Bombay, hereinafter referred to as the assessee-company, was incorporated on June 15, 1943, as a private limited company, and later on November 24, 1949, as a private limited company. On August 1, 1949, the Dharampur State merged with the Province of Bombay. Before its incorporation, the promoters of the assessee-company had negotiated with the Ruler of Dharampur and secured from the Ruler total exemption from the State income-tax of profits of the company for a period of seven years from the commencement of its working. The factory commenced working from June 15, 1949. After the merger the assessee-company applied to the Commissioner of Income-tax, Bombay, by its letter dated June 22, 1951, for relief under paragraph 15 of the Merged States (Taxation Concessions) Order, 1949. The Commissioner of Income-tax communicated the decision of the Government in his letter dated 8-3-1952, to exempt the company from income-tax and super tax for a period of five years with effect from 1-4-1950. It was, however, stated that the shareholders of the company would be liable to pay tax on the amount of dividend received by them.

3. The Merged States (Taxation Concessions) Order, 1949, was issued by the Central Government in exercise of the powers conferred by section 60A of the Indian Income-tax Act, 1922, hereinafter referred to as the Act, and section 23A of the Business profits Tax Act, 1947. Paragraph 15 of the said order provides as follows :

'15. (1) Where any industrial undertaking situate in a merged State claims that it has been granted any exemption from or concession in respect of income-tax, super-tax or business profits tax by the Ruler of the State before the 1st day of August, 1949, it shall submit an application to the Commissioner of Income-tax giving the following particulars :

1. Name of the industrial undertaking.

2. Status, (i.e., whether public or private company, firm, individual or Hindu undivided family).

3. Nature of the business.

4. Date of commencement of the business.

5. Nature of the concessions granted.

6. Period for which concessions granted.

7. Unexpired period of the concessions from the 1st day of August, 1949.

(2) The application shall be accompanied by a copy of the orders of the State granting the concession or of the agreement with the State.

(3) The Commissioner shall, after obtaining such other information as he may require, forward the application to the Central Government which, having regard to all the circumstances of the case, may grant such relief, if any, as it thinks appropriate.'

The assessee-company contended before the Income-tax Officer in the course of the assessment proceedings for the assessment year 1955-56 that this being the first assessment year after it commenced working as a factory, no depreciation had in fact been actually allowed to the assessee in any earlier assessment year, and, therefore, the depreciation should be computed on the original cost of the various items of plant and machinery and other assets of the company. The Income-tax Officer, however, rejected this contention and held that depreciation must be computed on the written down values of machinery computed as if the income of the assessee had been worked out properly in the years when the company was exempted and the depreciation being allowed at the usual rates. The assessee failed before the Appellate Assistant Commissioner and the Appellate Tribunal.The Appellate Tribnal held that the words 'actually allowed' in section 10(5)(b) of the Act were wide enough to cover the case of the assessee. The High Court, however, held that if in the prior years no depreciation had been actually allowed then the actual cost incurred by the assessee for acquiring the machinery would be the written-down value of the machinery.

4. Mr. Sastri, the learned counsel for the appellant, first urges that on a proper interpretation of section 10(5)(b) of the Act, the depreciation must be deemed to have been allowed to the assessee in the years in which the income of the assessee-company was exempted. There is no force in this contention. We have delivered judgment to- day in Commissioner of Income-tax v. Straw Products Limited and held that the words 'actually allowed' in paragraph 2 of the Taxation Laws (Merged States) (Removal of Difficulties) Order, 1949, did not include any notional allowance. Following that judgment, we must interpret the words 'actually allowed' occurring in section 10(5)(b) of the Act in the same manner.

5. Mr. Sastri next contends that the Taxation Laws (Merged States) (Removal of Difficulties) Order, 1949, as amended by the Taxation Laws (Merged States) (Removal of Difficulties) (Amendment) Order, 1962, hereinafter referred to as the 1962 Order, applies to the facts of the case. He says that the exemption was originally given by the Ruler of Dharampur State under an agreement with the assessee-company and the concession by the Commissioner of Income-tax, vide his letter dated March 8, 1952, was in fact a continuance of the agreement, and, therefore, this exemption must be deemed to have been granted under an agreement with the Ruler, within the meaning of the 1962 Order. We are unable to accede to this contention. In our opinion, the Explanation inserted by the 1962 Order has no bearing on the facts of this case. The exemption granted by the Central Government is granted under paragraph 15 of the Merged States (Taxation Concessions) Order, 1949, which was itself issued under section 60A of the Act. The result is that the exemption was granted under the Act and not under any agreement. The case of the assessee must be determined with reference to S. 10(5)(b) of the Act, unaffected by the amendment made by the 1962 order.is that the exemption was granted under the Act and not under any agreement. The case of the assessee must be determined with reference to S. 10(5)(b) of the Act, unaffected by the amendment made by the 1962 order.

6. In the result we agree with the High Court that the answer to the question referred to should be in the affirmative. The appeal fails and is dismissed with costs.

7. Appeal dismissed.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //