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Mahapalika of the City of Agra Vs. the Agra Brick Kiln Owners Asscn. and anr. - Court Judgment

LegalCrystal Citation
SubjectMunicipal Tax
CourtSupreme Court of India
Decided On
Case NumberCivil Appeal No. 2446 of 1969
Judge
Reported inAIR1976SC1160; (1976)3SCC42; 1976(8)LC384(SC)
ActsConstitution of India - Articles 136, 276 and 276(2); Government of India Act, 1935 - Sections 142(A) and 142A(2); Uttar Pradesh Nagar Mahapalika Adhiniyam, 1959 - Sections 172; Uttar Pradesh Municipalities Act, 1916 - Sections 128
AppellantMahapalika of the City of Agra
RespondentThe Agra Brick Kiln Owners Asscn. and anr.
Advocates: B. P. Maheshwari and; Suresh Shethi, Advs
Prior historyFrom the Judgment and Order dated October 7, 1968 of the Allahabad High Court in S.A. No. 2001 of 1964
Excerpt:
.....could be valid only upto rs. 50 per year and beyond that same was void - apex court affirmed high court's holding for period upto 26.01.1950 that no sum higher than rs. 50 can be imposed under section 128. - section 100: [s.b.sinha & dr.mukundakam sharma,jj] second appeal decree for possession passed on basis of permanent lease of suit property granted to plaintiff - order granting lease, however, not final - suit property being ancestral - brother of plaintiff not party to suit - dismissal in limine of second appeal against such decree held, not proper. matter remitted to high court. - 1. a crudely drafted plaint, with little legal light to make out a good cause of action, somehow resulted in a decree as prayed for at the trial stage and in appeal. 250/-.we may as well..........of resuscitation of the government of india act. 1935.8. we must accept the importance of the indian constitution so far as all legislation are concerned, including the municipal laws. therefore, by the force of this paramountcy we have read down the notification ex. h to limit the maximum contemplated by it to rs 250/-, the ceiling set by article 276(2) of the constitution. but how can the ghost of the government of india act, which died long ago, revive to haunt the taxing laws of the republic now and bring down the maximum limit from rs. 250/- to rs 50/-? the learned judge himself felt that this seemed 'paradoxical', but thought that 'that is the effect of this express and categorical proviso'. what is that proviso. the court had in mind the proviso to section 172 of the.....
Judgment:

V.R. Krishna Iyer, J.

1. A crudely drafted plaint, with little legal light to make out a good cause of action, somehow resulted in a decree as prayed for at the trial stage and in appeal. Bat the defendant who is the appellant before us, the Mahapalika of the city of Agra, pursuad the matter in Second Appeal, where regardless of the scope of the suit or the precise ground alleged in the plaint, and adverse judgment was rendered affecting the municipality in a general way. Naturally, the appellant Mahipalika has come to this Court by special leave under Article 136 of the Constitution, overstepping the limits of law a little, as will presently appear.

2. The brief (acts necessary to appreciate the contentions on which the High Court has pronounced may now be stated) although in so doing, we have to depart from the pleadings Indeed, the questions are of general public importance and so, apart from technical bounds, we proceed to declare the law.

3. The Agra Municipal Board was governed by the U.P. Municipalities Act, 1916 (Act II of 1916). In 1947, the State Government issued a notification imposing a tax under Section 128(1)(ii) of the said Act. The levy was on brick manufactures carrying on that trade at the rate of 14 annas per 1000 bricks. The brick-kiln owners who were affected, along with their Association, filed a suit for a declaration that the tax was void and not exigible. It may be stated that, whatever the reasons urged in the pleadings be, the arguments purely, legal, have turned on the validity of the tax in the light of Section 142(A) of the Government of India Act, 1935 and on Article 276 of the Constitution of India vis a vis the relevant provisions of the two municipal laws and the notification already referred to. One circumstance which occurred after the trial court had decreed the suit deserves to be stated for a comprehension of the High Court's decision. The U.P. Nagar Mihapalika Adhiniyam, 1939 (U.P. Act II of 1959) came into force on February 1, 1960 repealing and replacing the U.P. Municipalities Act. While the later Act provided for levy of various types of taxes on Professions, trades and callings under Section 128, the former Act which followed, contained a corresponding provision in Section 172 thereof. Thus, today, Section 128 of Act II of 1916 is no longer in fence and it is the latter Act of 1960 which is extent.

4. To come to the point straight, there are two questions on which the High Court has decided against the Nagar Mahapalika. This can be understood fully only by a trifurcation by periodisation of the municipal Law's operation, viz., the pre Constitution era and the post-nagar Mahapalika Act era, with the intervening spell sandwiched in between these two. According to the High Court, the levy of tax at the rate of 14 annas per 1000 bricks by virtue of the notification Ex. H of September 18, 1947 cannot be sustained to the extent it exceeds Rs. 50/- per person, per annum. The ground given-and, we think, rightly-is that Section 142(2) of the Government of India Act restricted 'the total amount payable in respect of any one person to any one municipality...by way of taxes on profession, trades, callings and employments, shall not...exceed Rs. 50/-per iinum'. To the extent to which this ceiling was exceeded, the constitutional provision stood breached by the notification and was void. Therefore, without further argument, the conclusion was reached by the High Court that inevitably 'the Municipal Bo'rd, Agra, could not levy any amount by way of this tax in excess of Rs. 50/- on any one person per annum.

5. The Government of India Act, 1935, certainly set a maximum on the tax on trades and callings and we agree that the High Court was right in holding that the Municipal Board's right to levy tax under the notification Ex. H could be valid only up to Rs. 50/- per year and, to the extent it went beyond that limit, was void. So, we affirm the High Court's holding for the period upto January 26, 1950 that no sum higher thin Rs. 50/- as set out in the Government of India Act, 1935 can be executed under Section 128 of Act II of 1916.

6. From the Raj. to the Republic was a big break in constitutional law, but there was some continuity maintained. A certain ceiling on taxes on professions, trades, callings and employments had been set by Article 276 of the Constitution of India, but this maximum was not Rs. 50/- as in the Government of India Act, 1935 but Rs. 250/-. We may as well extract Sub-clause (2) of Article 276, in this context:

276. Taxes on professions, trades, callings and employments.-

(1) ...

(2) The total amount payable in respect of any one person to the State or to any one municipality, district board, local board or other local authority in the State by way of taxes on professions, trades, callings and employments shall not exceed two hundred and fifty rupees per annum;

Provided that If in the financial year immediately preceding the commencement of this Constitution there was in force in the case of any State or any such municipality, board or authority a tax on professions, trades, callings or employments, the rate, or the maximum rate, of which exceeded two hundred and fifty rupees, per annum, such tax may continue to be levied until provision to the contrary is made by Parliament by law, any law so made by Parliament may be made either generally or in relation to any specified States, municipalities, boards or authorities.

(3) ...

Inevitably, it follows that during the post Constitution period nothing by way of taxes on trades or callings above the limit so set is recoverable and hence the maximum levy from each person under the notification issued under Act II of 1916 rises to Rs. 250/-.

7. A weet-bit twilit area of law where the High Court has wobbled and gone wrong, If we may say so with respect, relates to the period after the U.P. Nagar Mihapalika Adhiniyam, 1959, cams into force. The curious conclusion the learned single Judge has reached h that since that date i.e. February 1, 1960, there is to be a sullen drop in the maximum tax leviable under Section 172(2) of the Mihapalika Act to Rs. 50/ from Rs. 250/- by a rather strained process of resuscitation of the Government of India Act. 1935.

8. We must accept the importance of the Indian Constitution so far as all legislation are concerned, including the municipal laws. Therefore, by the force of this paramountcy we have read down the notification Ex. h to limit the maximum contemplated by it to Rs 250/-, the ceiling set by Article 276(2) of the Constitution. But how can the ghost of the Government of India Act, which died long ago, revive to haunt the taxing laws of the Republic now and bring down the maximum limit from Rs. 250/- to Rs 50/-? The learned Judge himself felt that this seemed 'paradoxical', but thought that 'that is the effect of this express and categorical proviso'. What is that proviso. The court had in mind the proviso to Section 172 of the Adhiniyam.

9. The view of the High Court stems from a simple mis construction of the proviso to Section 172 of the Mahapalika Act. The said proviso operates as a saving clause affecting the whole section and may, for facility of making the point, clearly be read here:

172 ...

Provided that where any tax was being lawfully levied in the area included in the city immediately before the commencement of the Constitution of India such tax may continue to be levied and applied for the purpose of this Act until provision to the contrary is re ay by Parliament.

It is plain that 'much tax' in this proviso relates to any tax under Section 172 and saves all species or classes of taxes and does not merely preserves the quantum or rate of such tax. It is typology, nit the amount that is saved. So it follows that the category of tax on trade or calling is salvaged by the proviso and the notification Ex. H. survives. It is clearly erroneous to hold that what is continued is the rate, not the description, of tax. Of course, if only the quantum of tax is kept alive on the working of the proviso. What remains valid is only up to the maximum mentioned in Section 142A of the Government of India Act, 1935. But if the class or species of tax is the correct connotation of the expression 'such tax' and 'any tax' and we have no hesitation to hold that way in the context, setting and language used-the tax on trade or calling is saved. The rate is as fixed in Exhibit H.

10. This does not mean that anything beyond Rs. 250/- (the tax freeze under Act, 276(2) can be levied. No the constitutional maximum prevails as it covers all taxes on trade or calling even today. Therefore, until Parliament makes any other law, as contemplated in the proviso to Section 172 of the Adhiniyam, the maximum of Rs. 260/- binds We have to read down the notification Exhibit H for the post Constitution period, in tune and conformity with the Constitution and uphold its validity to the extent of constitutional permissibility.

11. We may thus sum up our conclusion. The period before the Constitution of India came to be enacted, i.e...prior to 26 January 1950, will be governed by the maximum fixed by the 1935 Act and the Municipal Council of Agra will be entitled to collect tax on trade or calling at the rate fixed in Ex. H, hut subject to the maximum of Rs. 50/- pr person, as already explained. For the second period from the date of the Constitution up to the date of the Mahapalika Act II of 1959, the maximum leviable by way of tax on trade or calling by the Mahapalika will be Rs. 250/- per person. The post Mahapalika Act period will also be controlled by the same constitutional maximum of Rs. 250/- per person, unless any supervening parliamentary legislation, as contemplated by Section 172 of that Act, comes into being.

12. In this view, we allow the appeal in apart, i.e. for the period subsequent to the passing of the Mihapalika Act, 1959 and permit the Mahapalika to levy taxes-as per Exhibit H and Section 172 upto a maximum of Rs. 250/-. Subject to the extent of this modification, the appeal is allowed. Parties will bear their costs throughout.


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