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income-tax Officer, Madurai and anr. Vs. M.R. Vidyasagar - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtSupreme Court of India
Decided On
Judge
Reported inAIR1963SC503; [1962]44ITR732(SC); [1962]Supp2SCR613
ActsIncome Tax Act, 1922 - Sections 18A(6); Income-tax (Amendment) Act, 1953 - Sections 13; Income-tax Rules, Rule 48
Appellantincome-tax Officer, Madurai and anr.
RespondentM.R. Vidyasagar
Excerpt:
.....of advance tax on assessment done prior to commencement of provision conferring discretionary power upon income tax officer (ito) to waive off interest - whether ito can waive off interest after empowered subsequent to assessment - final assessment by appellate tribunal completed after commencement of provision - held, ito competent to decide on waiver of interest. - letters patent (a.p.),clause 15: [tarun chatterjee & h.l.dattu,jj] l.p.a. against order for regularisation of service held, refusal of stay to order impugned would make the appeal infructuous. order refusing stay is liable to be set aside. - the high court, however, was of the view that as the income-tax officer and inspecting assistant commissioner had failed to consider whether, in the circumstances of the case,..........income-tax act was the principal source of its assessable income. under section 18a of the indian income income-tax act, the hindu undivided family was liable to pay advance tax for each of the assessment years 1946-47, 1947-48 and 1948-49. the income-tax officer, madura, issued notices under section 18a (i) of the indian income-tax act for payment of advance tax on the basis of the preceding year's income. it was open to the assessee to submit a revised estimate of his income under section 19a (2) in respect of the year in question and ramaswami iyer - who was at the material time the manager - availed himself of the option to submit a revised estimate and estimated the income for each of the assessment years 1946-47 and 1948-49 at rs. 45,000/- the assessments of these two years were.....
Judgment:

Shah, J.

1. These are two appeals with certificates of fitness granted by the High Court of Judicature at Madras against certain order passed in writ Petition under article 226 of the Constitution.

2. One Ramaswami Iyer - father of respondent - was assessed to income-tax in the status of a Hindu undivided family. Ramaswami Iyer died in 1949 and the respondent, M. R. Vidyasagar, became the manager of family. The family was partner through its manager in a firm styled 'The Madura Knitting Company', and the share in the profits of the partnership which was registered under the Indian Income-tax Act was the principal source of its assessable income. Under section 18A of the Indian Income Income-tax Act, the Hindu undivided family was liable to pay advance tax for each of the assessment years 1946-47, 1947-48 and 1948-49. The Income-tax Officer, Madura, issued notices under section 18A (i) of the Indian Income-tax Act for payment of advance tax on the basis of the preceding year's income. It was open to the assessee to submit a revised estimate of his income under section 19A (2) in respect of the year in question and Ramaswami Iyer - who was at the material time the manager - availed himself of the option to submit a revised estimate and estimated the income for each of the assessment years 1946-47 and 1948-49 at Rs. 45,000/- The assessments of these two years were completed respectively on November 28,1950 and February 29,1951, and the income received from the Madura Knitting Company was included in the assessments under S.23 (5) The Income-tax Officer assessed the total income of the Hindy undivided family for the year 1946- 47 at Rs. 1,01,335/- and for the year 1948-49 at Rs. 3,10,697/-. As the total income assessed far exceeded the estimate of Rs. 45,000/-sbmitted by the manager of the assessee family, the Income-tax Officer in making the assessment ordered the respondent to pay Rs. 6,999/12/- and Rs. 36,687/- respectively for the assessment years 1946-47 and 1948-49 as interest. In appeals against the orders of assessment by the Madura Knitting Company, by order dated March 12; 1954 the Income-tax Appellate Tribunal reduced the income of the firm and on that basis reduced the share of the family in the income of the firm for the year 1946-47 Rs. 83,335/- and for the year 1948-49 to Rs. 2,83,868/-. The Income-tax Officer, Mudura in giving effect to the orders passed by the Appellate Tribunal under the 3rd proviso to S. 18A (6) reduced the interest to Rs. 4,358/- for the year 1946-47 and to Rs. 32,714/10/- for the year 1948-49, and called upon the respondent to pay the arrears of tax inclusive of interest so adjusted. The respondent then called upon the Income-tax Officer not to levy interest under S. 18A (6) submitting that the levy was illegal and unjustified, and in the alternative requested that the interest be waived under the power vested under the 5th proviso to S. 18A (6) which was added by S.13 of the Indian Income-tax (Amendment) Act 15 of 1953. The Income-tax Officer declined to accede to the request and the respondent's application to the Inspecting Assistant Commissioner for cancelling the levy of interest was also rejected. The respondent then moved two petitions (Nos. 743 and 748) under Art. 226 of the Constitution in the High Court of Judicatue at Madras for writs can-celling the orders imposing liability for payment of intrest, contending that the levy of penal interest was opposed to law and was prima facie, unjustified on the facts and circumstances of the case. The respondent submitted that the levy of interest under S.18A (6) was penal in character and could not be imposed upon the legal representative of the deceased manager who was not in any manner responsible for the original return field by the firm of which the manger was a partner. He also contended that the levy was not warranted by the provisions of the Indian Income-tax Act inasmuch as in respect of the assessment years in question the respondent was not the assessee, that the dealy in completing the assessment was not attributable either to the then manager of the family, Ramaswami Iyer or to himself and therefore, no liability for payment of interest could be imposed, and that in any event refusal to cancel the levy of interest was arbitrary land not based on any judicial exercise of discretion vested in the Income-tax Officer.

3. A division bench of the Madras High Court held that the provision imposing liability to pay interest under sub-section (6) of section 18A was not opposed to law and could be enforced against the legal representative of the deceased manager, who was a partner of the assessee firm. The High Court, however, was of the view that as the Income-tax Officer and Inspecting Assistant Commissioner had failed to consider whether, in the circumstances of the case, the reduction of waiver of the interest was justified, it be ordered that the Income- tax Office do decide whether the petitioner had made out a case for the exercise of the discretion vested in the Income-tax Officer to waive or reduce the interest under the powers conferred on him by the 5th proviso of clause (6) of section 18A. Against that order with certificates of fitness these appeals are preferred by the Commissioner of Income-tax.

4. Section 18A which imposes liability upon the taxpayer to made advance payment of tax was incorporated into the Indian Income-tax Act by Act 11 of 1944. That section enables the Income-tax on or after the 1st day of April in any financial year, by order in writing, to require an assessee to pay to the Central Government in specified installments income as is included in the assessee's total income of the previous year in respect of which he had been assessed. Under sub-section (2), if the assessee who is required to pay tax by an order under sub- section (1) estimates at any time before the last installment is due that the part of his income to which the sub-section applies for the period which would be the previous year for an assessment for the year next following as less than the income on which he is required to pay tax and accordingly wishes to pay tax which is less than the amount he is required to pay, he may send to the Income-tax Officer an estimate of the tax payable by him, and pay tax as accords with his statement. It is, however, provided by sub-sec. (6) inter alia that where in any year the assessee had paid tax under sub-sec. (2) on the basis of his own estimate and the tax paid is less than 80% of the tax determined on the basis of his regular assessment (So far as such tax relates to income to which the provisions of S.16 do not apply) simple interest at the rate of 6% per annum from the 1st day of January in the financial year in which the tax was paid up to the date of the said regular assessment shall be payable by the assessee upon the amount by which the tax so paid falls short of the said 80%. As originally enacted the liability to pay interest upon the amount by which the tax paid fell short of 80% of tax was absolute. The Income-tax Officer had no discretion in the matter, and was bound to impose liability for payment of interest. But by S.13 of the Indian Income-tax (Amendment) Act, 1953 (25 of 1953), an additional proviso was enacted to sub-sec, (6) in the following form:

'Provided further that in such cases and under such circumstance as may be prescribed, the Income-tax Officer may reduce or waive the interest payable by the assessee.'

5. The proviso was given retrospective effect as from April 1, 1952. Thereafter, in exercise of powers conferred by section 59 the Central Board of Revenue added rule 48 to the following effect :

'48. The Income-tax Officer may reduce or waive the interest payable under section 18A in the cases and under the circumstances mentioned below, namely :

(1) Where the relevant assessment is completed more than one year after the submission of the return, the delay in assessment not being attributable to the assessee.

(2) Where a person is under section 43 deemed to be an agent of another person and is assessed upon the latter's income.

(3) Where the assessee has income from an unregistered firm to which the provision of clause (b) of sub-section (5) of section 23 are applied.

(4) Where the 'previous year' is the financial year or any year ending near about the close of the financial year and large profits are made after the 15th of March in circumstances which could not be foreseen.

(5) any case in which the Inspecting Assistant Commissioner considers that the circumstance are such that reduction or waiver of the interest payable under section 18A (6) is justified.'

6. The effect of the incorporation of the 5th proviso in section 18A (6) and of rule 48 was manifestly to authorise the Income-tax Officer in exercise of his discretion to relieve against the rigour of the inflexible rule originally enacted in clause (6) about payment of interest by the assessee when the tax paid by him on his estimate fell below 80% of the tax payable on regular assessment.

7. The only question which falls to be determined in these appeals is whether the benefit of the fifty proviso to section 18A (6) could be claimed in respect of the assessments of the income of the respondent's family which were completed by the Income-tax Officer before April 1, 1952. The High Court was of the view that even if the assessment by the Income-tax Officer was completed before April 1, 1952, if the final adjustment pursuant to the order of the Appellate Tribunal was made after the date the Income-tax Officer was competent, in exercise his discretion a case the Income-tax Officer having failed to exercise his discretion a case was made out for the issue of a writ under article 226 of the Constitution directing that officer to consider whether in the circumstances of the case relief may be grated to the respondent.

8. On behalf of the Commissioner of Income-tax it is urged that the power conferred by the fifth proviso may undoubtedly be exercised in those cases where assessment is completed on or after April 1, 1952, but where the assessment was completed and liability to pay interest had crystallized under sub-section (6) as it originally stood, the Income- tax Officer has no power under the amended sub-section to reduce or waive the interest ordered to be paid by the assessee even if the proceedings in assessment are pending in appeal before the Appellate Assistant Commissioner or the Appellate Tribunal. It was urged that the interest under section 18A (6) is payable up to the date of the regular assessment and if in the contingencies prescribed by section 18A (6), as originally enacted, liability to pay interest crystallized, the Income-tax Officer could not, in exercise of a power invested by the amending Act reopen the order, because the Legislature had given to the amending statuate only a partial ret reactive operation, and its retroactivity could not be enlarged: to do so, would be plainly to defeat the plain intendment of the Legislature. It is unnecessary for the purpose of these appeals to consider whether an assessment which has become final before the date on which the fifth proviso came into operation, and which is not subject to any pending appeal, can be. reopened and the benefit of the power conferred by the fifth proviso be afforded to an assessee. The question which falls to be determined is whether in an assessment subject to an appeal which is pending or which may be lawfully filed, the power to reduce or waive the interest can be exercised. There is, in our judgment, inherent evidence in the rule indicating that such a power can be exercised even if the regular assessment is completed by the Income-tax Officer before April 1, 1952. The power vested in the Income-tax officer to reduce or waive interest payable by an assessee is exercisable 'in such cases or such circumstances as may be prescribed' by the Rules. By Rule 48 the Income-tax Officer is given the power to reduce or waive interest payable under S. 8A(6) in the events specified therein. By the 1st clause of Rule 48 where the assessment is completed more than one year after the submission of the return the delay in assessment not being attributable to the assessee the power of the Income-tax Officer may be exercised. There is nothing in the Rule which indicats that the power to grant relief may be exercised only before the regular assessment is completed by the Income-tax Officer, The terms of clauses (1) and (5) of the Rule clearly support the view that the order reducing or waiving interest may be passed even after the order of assessment is made, and interest is included, Again, by making Act 25 of 1953 operative retrospectively from April 1, 1952, the Legislature has evinced an intention that to regular assessments made between April, 1,1952 and the date on which the Act was enacted, the fifth proviso to S.18A(6) may apply. The argument that liability to pay interest crystallizes when the Income-tax Officer incorporates the direction for payment of interest, because the order is not made appealable has no force. The order for payment of interest was liable to be modified if the assessment of income was varied by the Appellate Assistant Commissioner, or by the Tribunal. It is true that interest could be charged up to the date of regular assessment by the Income-tax Officer but that does not support the theory of crystallisation of liability. It therefore the quantum of liability was capable of being altered even after the date of the regular assessment, the assumption made that the power to give relief against a rigid statutory provision should be restricted to cases which are decided by the Income-tax Officer only after April 1, 1952 is not warranted. The power of the Income-tax Officer arose only after April 1, 1952, but there is nothing in the Act to show that it was to be exercised only in respect of assessments made by the Income-tax Officer after that date. In our judgment the jurisdiction under the fifth proviso may be exercised by the Incom-tax Officer in all cases which are pending on April 1, 1952 before the Income-tax Officer or any superior authority having under the Income-tax Act power to modify the assessment of income, or are commenced after that date.

9. In the present case, the original assessments made by the Income-tax orders passed by the Appellate Tribunal in the assessment of the Madura Knitting Co. The order of the Appellate Tribunal was passed on April 12, 1953, i.e., after the date on which Act 25 of 1953 came into operation. After that date the Income-tax Officer was bound to give effect to the orders of the Appellate Tribunal and to adjust liability in computing the assessable income and the tax payable thereon. The Income-tax Officer being bound to adjust liability to pay interest under clause (6) of section 18A, we see no reason why in adjusting that liability he may not exercise the powers with which he has been invested since April, 1952, if the circumstances of the case warrant such exercise.

10. In our view the High Court was right in holding that the Income-tax Officer had the power in the case of the assessments in question to exercise the authority conferred by the fifth proviso to section 18A (6) and he having failed to exercise the discretion, a writ requiring him to consider whether a case is made out for the exercise of his discretion was properly issued.

11. These appeals therefore fail and are dismissed.

12. Appeals dismissed.


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