Skip to content


Palam Potteries Vs. Commissioner of Sales Tax, Delhi Administration and anr. - Court Judgment

LegalCrystal Citation
SubjectSales Tax
CourtDelhi High Court
Decided On
Case NumberL.P.A. No. 82 of 1975
Judge
Reported in[1980]45STC147(Delhi)
AppellantPalam Potteries
RespondentCommissioner of Sales Tax, Delhi Administration and anr.
Appellant Advocate R.C. Chawla, Adv
Respondent Advocate B.N. Kirpal, Adv.
Cases ReferredIn Hyderabad Deccan Cigarette Factory v. State of Andhra Pradesh
Excerpt:
.....or a reseller would accept crockery unless it is securely packed in appropriate boxes and other packing materials, the sale of crockery inevitably and necessarily implies sale of packing material as well. so far as the present sales tax legislation is concerned, the crucial word in the phrase 'raw materials for manufacture for sale' is sale under section 5(2)(a)(ii). both the words 'raw material' as well as 'resale' used in the said section should be understood in the context of and for effectuating the idea of 'manufacturing for sale'.10. the learned counsel for the revenue strongly urged before us that the crucial words in section 5(2)(a)(ii) are 'goods of the class or classes so specified,'according to him, no deduction is permissible for containers or packing materials unless they..........(depriving the dealer of the benefit of exemption from payment of sales tax on the said packing materials) was lawful and proper. m/s. palam potteries, the writ petitioner in c.w. petition no. 249 of 1975 [1976] 38 s.t.c. 62, challenged the deletion of the said items from the registration certificate as contrary to section 5(2)(a)(ii) of the bengal finance (sales tax) act, 1941 (as extended to the union territory of delhi), and the rules framed there under. the learned single judge, rangarajan, j., by his order of 15th april 1975 [1976] 38 s.t.c. 62, quashed the impugned order and directed that the matter be reheard after giving proper opportunity to the respondent-assessed.2. for answering the said question, it is necessary to decide whether under the relevant provisions of.....
Judgment:

S.B. Wad, J.

1. The question for determination in the present appeal is whether the order of appellant No. 3 dated 16th January, 1975, deleting the packing materials, nails, packing cases, strips, from the registration certificate of the respondent-dealer (depriving the dealer of the benefit of exemption from payment of sales tax on the said packing materials) was lawful and proper. M/s. Palam Potteries, the writ petitioner in C.W. Petition No. 249 of 1975 [1976] 38 S.T.C. 62, challenged the deletion of the said items from the registration certificate as contrary to Section 5(2)(a)(ii) of the Bengal Finance (Sales Tax) Act, 1941 (as extended to the Union Territory of Delhi), and the Rules framed there under. The learned single Judge, Rangarajan, J., by his order of 15th April 1975 [1976] 38 S.T.C. 62, quashed the impugned order and directed that the matter be reheard after giving proper opportunity to the respondent-assessed.

2. For answering the said question, it is necessary to decide whether under the relevant provisions of the Bengal Finance (Sales Tax) Act, 1941 (as extended to the Union Territory of Delhi), a dealer who manufactures goods for sale is entitled to deduct from his gross turnover the amount spent by him for containers or other materials for the packing of goods manufactured for the purposes of sale. It is not in dispute that the respondent-dealer's registration certificate since the year 1962-63 included the packing materials mentioned above (thereby permitting the dealer to exclude from the gross turnover the amounts spent on the packing material) and it was after thirteen years that the said benefit was taken away by the impugned order.

3. For proper appreciation of the problem, it is necessary to understand the importance of packaging in the modern commercial life. Encyclopedia Britannica, 1969 (edition), succinctly summarised them as follows:

Importance of marketing: -- In advanced economies where most of the population is engaged in specialised production of goods of which they themselves can use only a small part, marketing is a pre-activity...(thus) specialisation, industrialisation and urban concentration are associated with organized marketing and rapid economy. Development is conditional upon a comparable growth of marketing functions and services. (Volume 14, page 909)

Packaging: -- Most food and manufactured products must be enclosed in some kind of container if they are to be marketed widely and efficiently. These containers offer a convenient way of handling, help to prevent physical deterioration, making theft, adulteration or substitution more difficult, ensure cleanliness, and facilitate measurement, labelling and attachment of sales instructions and descriptions. They may also promote sales because of their attractive appearance.

Specialised equipment: -- Enterprises have developed to pack goods in wood, metal, paper board or plastic containers adapted to a wide range of requirements.' (Volume 17, page 22)

4. A few examples of the goods mentioned in the First Schedule which are liable to pay sales tax at a maximum rate of ten paise per rupee would show that the sale of those goods by the manufacturer cannot simply be made without the goods being properly packed. Refrigerators, air-conditioners, delicate electronic goods, cinematographic goods such as lenses and films, clocks and timepieces, binoculars and telescopes, sanitary goods and glasswares, if not properly and securely packed with special packing, would get seriously damaged and would be rendered useless Liquors and cosmetics are usually sold in beautiful costly containers and are accepted in trade and commercial life as a necessary precondition of sale. Heavy machinery is required to be properly crated. Dangerous substances such as sulphuric acid and cooking gas cannot be sold by a manufacturer unless a special container ensuring safety of the consumer is ensured. Even the traditional articles of food such as milk and prepared food are nowadays sold in special polythene bags arid packs. The need for packing and insistence of original packing by the consumers are commercial facts too well-known.

5. The provisions of the Bengal Finance (Sales Tax) Act, 1941, in regard to exemption of packing material from liability to pay sales tax, are very peculiar. Section 5(2)(a)(ii), in regard to the deductions from the gross turnover, runs as follows:

Sales to a registered dealer of goods of the class or classes specified in the certificate of registration of such dealer; as being intended for resale by him, and for such use by him as raw materials in the manufacture in the Union Territory of Delhi of goods (other than goods declared tax-free under Section 6) for sale inside Delhi, etc., and for containers or other materials for the packing of goods of the class or classes so specified.

6. Rule 4 prescribes the particulars to be given in the application for certificate of registration. The rule requires that it should be stated by a dealer as to whether the goods are for use as raw material for the manufacture of goods for sale or for resale or for containers or other packing materials. Although the principal Section, namely, Section 5(2)(a)(ii), entitles an assessed for deductions on account of the containers or packing materials and also provides for the said information in an application for registration, surprisingly, the actual form of a certificate of registration, which is a prescribed form, does not provide for the containers or packing materials. The said prescribed form, namely, S.T. III, in column 3(a), requires the authorities to specify the goods for purposes of manufacture and under column 3(b), which is on the right hand side, to state the goods which are for resale. As stated earlier, in form S.T. III, there is no separate column for packing materials and containers. Further, column 3(a) speaks of goods 'For purpose of manufacture' and not manufacture for sale. Form S.T. III thus does not conform with Section 5(2)(a)(ii) and Rule 4. The Rules must, however, subserve the provisions of the Act and the form (including form S.T. III) must yield to the substance of Section 5(2)(a)(ii).

7. The occasion of using the containers or packing materials comes at different stages. A manufacturer manufactures the goods for consumption. He receives the goods which are his raw material in some containers or packing materials. The goods which are manufactured for sale are finished products manufactured by the manufacturer and put in the market for sale. At this stage, the manufacturer uses the containers or packing materials so as to put the finished goods in the salable form. The finished goods are sold directly to a consumer or to a seller. A seller, in his turn, sells the goods to another seller or to a consumer. The question of use of the containers or the packing materials in the chain of manufacture and sale, primarily arises at the stage when the finished products are offered for sale by the manufacturer. The use of containers and packing materials at the resale stage arises only where the repacking of the goods becomes necessary. In our opinion, the word 'sale' used in the third clause of Section 5(2)(a)(ii) in relation to deductions on account of the containers and the packing material, represents a sale of finished goods made by a manufacturer either to the consumer or to another seller for resale, also.

8. The dealer's contention in the writ petition and before us is that the packing material used by him should be treated as raw material for the manufacture of goods put for sale. The dealer further contends that the crockery being of a delicate and fragile nature, its sale is impossible without the use of packing. The contention is that since the words used in Section 5(2)(a)(ii) are 'manufactured for sale' (and not merely 'manufactured'), the words 'raw material' should be understood in a wider sense so as to cover a sale of the manufactured goods, and should not be used in a narrow sense of raw materials for manufacture. In the alternative, the dealer submits that since no consumer or a reseller would accept crockery unless it is securely packed in appropriate boxes and other packing materials, the sale of crockery inevitably and necessarily implies sale of packing material as well. Since the manufacturer does not himself manufacture the packing materials and buys them from other dealers, the sale of the packing materials, it is contended, such as the boxes along with the crockery, is a resale within the meaning of Section 5(2)(a)(ii).

9. There is a great deal of substance in the contention of the dealer. So far as the present sales tax legislation is concerned, the crucial word in the phrase 'raw materials for manufacture for sale' is sale under Section 5(2)(a)(ii). Both the words 'raw material' as well as 'resale' used in the said section should be understood in the context of and for effectuating the idea of 'manufacturing for sale'.

10. The learned counsel for the revenue strongly urged before us that the crucial words in Section 5(2)(a)(ii) are 'goods of the class or classes so specified,'. According to him, no deduction is permissible for containers or packing materials unless they are used for the specified goods, namely, the raw material or the goods for resale. He further submits that, on the facts of the case, packing material is not a raw material of goods manufactured for sale nor there is any resale of the packing material. In this connection, he has referred to the two declarations which a dealer is required to file in the prescribed form under the Rules. The learned counsel further contends that the provisions of Section 5(2)(a)(ii), being in the nature of exemption from tax, should be considered strictly.

11. We are unable to agree with the contentions of the counsel for the revenue in this regard. In the first place, the argument of the counsel for the revenue overlooks the terminology of the relevant clause regarding the manufacture for sale in Section 5(2)(a)(ii). The clause does not refer to manufacture simpliciter, i.e., as manufacturer, who manufactures the goods for consumption. The manufacturer referred to in this clause is essentially a manufacturer, who produces the finished goods for sale. The manufacturer is interested in buying the raw materials only with a view to produce the finished product and sell it in the market himself or through a reseller. The words 'manufacture for sale' used in the said clause are used in contradistinction with manufacture for consumption. Similarly, in the relevant clause, regarding the container and the packing material, what is provided is that the class of goods must be specified 'for sale'. The use of the word 'sale' in the said two clauses of Section 5(2)(a)(ii) shows that, while giving deductions for purposes of sales tax, the legislature was aware of the fact that the packing material or the container used by the manufacturer for the sale of his finished product is necessary. It is perhaps an acknowledgment of the modern market practice and the habit of all modern consumers to insist upon the original packing of the goods at the manufacturing stage so as to ensure the quality and salable condition of the goods.

12. The learned counsel for the revenue further submitted that, in case of resale of goods, it is unnecessary to mention the said goods in the registration certificate as on the strength of Section 5(2)(a)(ii) itself, the containers used for resale would be free from sales tax. If the argument is correct, column 3(b) of the registration certificate regarding resale will have to be treated as redundant. If the requirement of specification of goods in the registration certificate is to be treated as redundant or, in any case, as merely directory (and not mandatory), as is contended by the revenue, it destroys the argument of the revenue earlier made, that a dealer is not entitled to deduction for packing material unless goods as raw material or goods for resale are so specified in the registration certificate. Assuming that this argument is correct, it is equally applicable to the finished goods manufactured for sale. This argument is in the nature of a last ditch defense in order to avoid reinstatement of the items of exemption in the registration certificate.

13. The law as regards exemption of packing material from sales tax is laid down by the Supreme Court in Government of Andhra Pradesh v. Guntur Tobaccos Ltd. [1965] 16 S.T.C. 240 , Hyderabad Deccan Cigarette Factory v. State of Andhra Pradesh [1966] 17 S.T.C. 624 and Commissioner of Taxes, Assam v. Prabhat Marketing Co. Ltd. [1967] 19 S.T.C. 84 . The Supreme Court has held that, for claiming exemption from sales tax, it must be proved that there is a separate and independent agreement, express or implied, for the sale of packing material. The Supreme Court has further held that the question as to whether there is an agreement of sale of packing material is a pure question of fact depending upon the facts of each case. In Government of Andhra Pradesh v. Guntur Tobaccos Ltd. [1965] 16 S.T.C. 240 , the Supreme Court held that the packing material was used incidentally to the drying process of tobacco by the assessed and there was no independent contract for sale of the packing materials. In Hyderabad Deccan Cigarette Factory v. State of Andhra Pradesh [1966] 17 S.T.C. 624 , the Supreme Court held that the packing materials, namely, cardboard cases, did not form part of the bargain to sell cigarettes but were used by the sellers as a convenient and cheap vehicle of transportation.

14. Considering the decisions of the Supreme Court, the peculiar provisions of the Bengal Finance (Sales Tax) Act, 1941, and the Rules and the delicate fragile character of the goods involved, we hold that the packing material, in the present case, is entitled to deductions from the gross turnover under Section 5(2)(a)(ii) of the Act.

15. The revenue had for 12 years exempted the packing material used by the assessed in substantial compliance of the requirements of Section 5(2)(a)(ii). The deletion from the registration certificate is done on the erroneous interpretation and application of the decisions of the Supreme Court quoted above and some decisions of the High Courts. Even otherwise, as pointed out by the learned single Judge, the opportunity to show cause given to the assessed was a sham opportunity and was not opportunity in the eyes of law.

16. For the reasons stated above, we quash order No. ST/M-36/75/533 dated 16th January, 1975, passed by the Assistant Sales Tax Officer, Ward No. 36, New Delhi. We further direct the Assistant Sales Tax Officer to restore the following items, namely: (1) nails, (2) packing material, (3) strips, and (4) packing cases, in the registration certificate of the writ petitioner, M/s. Palam Potteries. The parties will bear their respective costs.


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