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Prince Muffakham Jah Bahadur Vs. Commissioner of Expenditure-tax, Hyderabad - Court Judgment

LegalCrystal Citation
SubjectOther Taxes
CourtSupreme Court of India
Decided On
Case NumberCivil Appeal Nos. 2143 to 2147 of 1969
Judge
Reported inAIR1973SC2346; [1973]89ITR41(SC); (1973)2SCC403
ActsExpenditure Tax Act, 1957 - Sections 5
AppellantPrince Muffakham Jah Bahadur
RespondentCommissioner of Expenditure-tax, Hyderabad
Excerpt:
.....in london - trustee liable to make payments in india only - trustees remitted said amount in london - trustees made such payment in london by acting as an agent for beneficiaries - in such case beneficiaries received amount in india only - beneficiaries not entitled for exemption under section 5. - [s.m. sikri, c.j.,; h.r. khanna,; j.m. shelat and; g.k. mitter, jj.] p and a carried on business. as chartered accountants in the name of d.v. & co.. on p retiring from partnership a deed of dissolution was executed which provided that the business would be carried on by a. by clause 2 of the deed, p, who owned the rights and interest in the goodwill, "agreed to sell" the goodwill to a and "as consideration for and in full satisfaction of the purchase price of the goodwill" a was..........by the tribunal. the tribunal came to the conclusion that the amount in question accrued in india. the trustees were liable to pay that amount to the assessees only in india. when the trustees remitted that amount to the assessees to london, they were merely functioning as the agents of the assessees. that being so the tribunal held that the amounts in question were realized by the assessees in india. this finding was assailed on behalf of the assessees before the high court but the high court rejected the contention of the assessees and affirmed the decision of the tribunal.6. mr. setalvad appearing for one of the assessees' contended that the amount in question was realized by the assessees only in london and not in india. in support of that contention he relied on the language.....
Judgment:

K.S. Hegde, J.

1. In these appeals by special leave, a common question of law arises for decision and that question relates to the meaning of the word 'realization' in Section. 5(o)(ii) of the Expenditure Tax Act, 1957 which will be hereinafter referred to as the 'Act'. The facts relevant for the purpose of deciding the question of law arising for decision in all the appeals are identical.

2. In Civil Appeal No. 2147 of 1969, at the instance of the assessee the Income-tax Appellate Tribunal, Hyderabad Bench, referred the following question to the High Court of Andhra Pradesh:

Whether on the facts and in the circumstances of the case, the expenditure of Rs. 94,500/- incurred by the assessee in London is exempt under Section 5(o) of the Expenditure Tax Act.

3. Similar questions have been referred to the High Court in other appeals.

4. The High Court answered the above-mentioned question in the negative and in favour of the Revenue. Aggrieved by that decision, the appellants have brought these appeals.

5. We shall now set out the material facts. The two assessees who are the appellants in these appeals are the grand-sons of the former Nizam of Hyderabad. On January 8, 1950, the Nizam constituted a trust under which his two grandsons and his daughter-in-law were given certain benefits. Each of the two grandsons were entitled to get every year a sum of Rs. 1,26,000/- from the trustees. The trust created was followed up by a tripartite agreement between the Nizam, the Governor-General of India and the trustees. The corpus of the trust was deposited with the Government of India and the Government of India was to pay to the trustees certain sums of money every year in India under the tripartite agreement. The trust deed provided that the trustees shall pay to the two beneficiaries every year Rs. 1,24,000/-. The payment is required to be made in India. After the execution of this trust the two grandsons of the Nizam as well as his daughter-in-law went and resided in London. Every year the trustees were realizing the amount due from the Government and remitting the amounts due to the beneficiaries to London and those amounts were expended by them in London. These facts are all admitted. The question for decision is whether the expenditure incurred by the two grandsons, who are beneficiaries under the trust is exempt under Section 5(o)(ii) of the Act. The contention of the assessee is that the amount in question was realized by them in London and hence they are entitled to the benefit of Section 5(o)(ii). That contention has been rejected by the Tribunal. The Tribunal came to the conclusion that the amount in question accrued in India. The trustees were liable to pay that amount to the assessees only in India. When the trustees remitted that amount to the assessees to London, they were merely functioning as the agents of the assessees. That being so the Tribunal held that the amounts in question were realized by the assessees in India. This finding was assailed on behalf of the assessees before the High Court but the High Court rejected the contention of the assessees and affirmed the decision of the Tribunal.

6. Mr. Setalvad appearing for one of the assessees' contended that the amount in question was realized by the assessees only in London and not in India. In support of that contention he relied on the language of Section 5(o)(ii) of the Act. Under the Act expenditure by a person be yond the limit prescribed is brought to charge under Section 3 of the Act. Section 5 provides for certain exemptions. One of the exemptions provided is that found in Section 5(o). That provision to the extent material for our present purpose reads thus:

No expenditure tax shall be payable under this Act in respect of any such expenditure as is referred to in the following clauses and such expenditure shall not be included in the taxable expenditure of an assessee

(i) xx xx

(ii) from any income or capital accrued or realized outside India by an assessee who is not a citizen of India but is resident in India or being a citizen of India or a Hindu undivided family, is not resident or not ordinarily resident in India....

7. Explanation to that proviso is not necessary for our present purpose.

8 It was held by the Tribunal that the assessees are citizens of India, but they were not ordinarily residents in India. This finding was not challenged before us. So the only question for decision is whether they realized the amounts due under the trust in London. If they had realized that amount in London, then they would be exempt from payment of expenditure tax under Section 5(o), but on the other hand if the income in question had accrued as well as realized in India then the exemption provided under Section 5(o) is not available to the assessee Therefore, all that we have to see is whether the amounts in question were realized by the assessees in London.

9. We have earlier seen that as per the terms of the trust deed, read along with the terms of the tripartite agreement the assessees were entitled to receive the amounts in question only in India. The trustees could not have paid them those amounts outside India. But in fact, the trustees have been year after year remitting those amounts to the assessees to London and the assessees were receiving those amounts without any objection. From these circumstances the Tribunal has drawn the inference that when the trustees remitted the amounts in question to the assessees at London they were only doing so as the agents of the assessees. The Tribunal opined that the trustees must have been sending the amounts in question to London under assessees' instructions. The finding of the Tribunal in this regard is essentially a finding of fact. Therefore all that we have to see is whether that finding is either perverse or not based on any evidence. We are unable to agree with the learned Counsel for the assessee that the finding in question is either perverse or the same is not based on any evidence. It was open to the Tribunal to come to the conclusion on the facts and circumstances of the case that the trustees acted under instructions from the assessees. That appears to be a reasonable inference. If the trustees were sending the amounts in question to the assessees to London under instructions from the assessees as found by the Tribunal, in law it means that the assessees had realized those amounts in India itself' and consequently they are not entitled to the exemption provided in Section 5(o).

10. In the result these appeals fail and they are dismissed with costs one hearing fee.


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