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Commissioner of Income-tax, Gujarat-i Vs. Shree Digvijay Cement Co. Ltd. - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtGujarat High Court
Decided On
Judge
Reported in[1983]144ITR532(Guj)
ActsIncome Tax Act, 1961 - Sections 80J, 84 and 214; Income Tax Act, 1922 - Sections 15C
AppellantCommissioner of Income-tax, Gujarat-i
RespondentShree Digvijay Cement Co. Ltd.
Appellant Advocate S.N. Shelat, Adv.
Respondent Advocate S.P. Mehta, Adv.
Excerpt:
- - 84/80j were satisfied and, therefore, it was entitled to claim relief under the said provision in respect of its fourth kiln at sikka. in other words, conditions for decision a satisfied in the instant cases,.in other word, s conditions of claiming relief under s. 84/80j are satisfied in this case......years 1964-65 and 1970-71?' 2. the facts which are relevant to this question are as follows. the assessee-company was granted a licence for substantial expansion of its establishment at kikka for manufacture of portland cement. it was granted licence to set up a 4th kiln for such expansion. the assessee-company already has three kilns and the fourth kiln was step up for manufacture of portland cement. the assessee-company invested about rs. 1.08 cross in the installation of the 4th kiln at sikka. it may be mentioned that the total investment in plant and machinery at sikka came to about rs. 2 cores. as a result of the installation of the 4th kiln, production capital of cement was increased by 2lakhs tones. the expansion, according to the assessee, was substantial involving investment.....
Judgment:

Mankad, J.

1. In this reference made at the instance of the REvenue three questions have been referred to us for our opinion under s. 256(1) of the I. T. Act, 1961 (hereinafter referred to as 'the ACt'), Each question involves different and distinct set of facts and, therefore, it would be convenient to deal with each question separately.

Question No. 1 which is referred to us, read as under :

'Whether, on the facts and in the circumstances of this case, the Tribunal was right in law in holding that the assessee wa entitled to relief under section 84/80J of the ACt in respect of the 4th kiln at Sikka for the assessment years 1964-65 and 1970-71?'

2. The facts which are relevant to this question are as follows. The assessee-company was granted a licence for substantial expansion of its establishment at Kikka for manufacture of Portland cement. It was granted licence to set up a 4th Kiln for such expansion. The assessee-company already has three kilns and the fourth kiln was step up for manufacture of Portland cement. The assessee-company invested about Rs. 1.08 cross in the installation of the 4th kiln at Sikka. It may be mentioned that the total investment in plant and machinery at Sikka came to about Rs. 2 cores. As a result of the installation of the 4th Kiln, production capital of cement was increased by 2lakhs tones. The expansion, according to the assessee, was substantial involving investment of large capital and employment of additional labor force. The assessee company claimed relief under s. 84/80J of the Act in respect of the fourth kiln at Sikka for the assessment years 1964-65 to 1970-71. Section 84 which is deleted with effect from April 1, 1968, by the Finance (No. 2) Act of 1967 was almost in identical terms with s. 80J, which are required to be stifled for claiming relief under both these provision are almost same. The assessee-company claimed relief under s. 84 of the ACt for the assessment years 1964-65 to 1967-68 and under s. 80J for the assessment years 1968-69 to 1970-71. Provisions of ss. 84 and 80J are similar to the provision contained in s. 15C of the Indian I. T. ACt, 1922. It was contended on behalf of the assessee-company that all the requirements of s. 84/80J were satisfied and, therefore, it was entitled to claim relief under the said provision in respect of its fourth Kiln at Sikka. In our opinion, ther question refereed to use is directly covered by the decisions of the Supreme Court in Textile Machinery Corporation Ltd. v. CIt : [1977]107ITR195(SC) and CIT v. Indian Aluminum Co. Ltd. : [1977]108ITR367(SC) . In the instant case before us, there was substantial expansion when the assessee-company installed a fourth kiln. Production capital of cement was increased by two lakhs tones. There was therefore, substantial increase in the production of the assessee-company as a result of the installation of a fourth kiln. The evidence on record discloses that various machineries independent of the existing machineries were installed along with installation of the fourth kiln. As held by the Supreme Court in the case of Textile Machinery Corporation Ltd. : [1977]107ITR195(SC) , which wa case o s. 15C of the Indian I. T. ACt, 1922, in order to be entitled to benefit under s. 84/80J, following facts have to be established by an assessee : (1) investment of fresh capital, (2) manufacture or production of articles yielding additional profit attributable to the new out lay of capital, (3) employment of requisite labor, and (4) separate and distinct identity is given. All the tests laid instant case. In other words, conditions for decision a satisfied in the instant cases,. In other word, s conditions of claiming relief under s. 84/80J are satisfied in this case. There is vestment of fresh capital and additional labor force is employed by the assessee-company as a result of the installation of the fourth kiln. The expanded unit has a separate and distinct indignity, and there is substantial increase in the production in the assessee-company. It was stated before us that the profits attributable to the new unit have been worked out by the ITO. In our opinion, thereof, the Tribunal was right in upholding the claim of the assays-company. Questions No. 1 is, therefore, answered in the affirmative and against the Revenue.

3. Question No. 2 referred to us is with regard to the amounts paid to Cement Allocation and Co-ordinating Organization (hereinafter referred to as 'CACO'), in the assessment years 1968-69 and 1970-71. the assessee Rs. 17,536 in the assessment year 1969-70. In claimed deduction of these amounts as allowable business expenditure under s. 37 of the ACt.

4. Cement wa decontrolled with effect from January 1, 1966, at the behest of the Government. The cement Allocation and Co-ordinating Organization' to ensure smooth implementation of cement decontrol scheme for equitable distribution for consumer throughout the country. CACO framed scheme for fixation of price and allocation and distribution of cement, which were binding on its members. CACO operated various trust accounts and the amounts received from its member were utilised for equalizing process, fright and other differentials on pro rate basis. The assessee-company paid Rs. 1,85,983.32 and Rs. 17,536 in the assessment years 1968-69 and 1969-70, respectively to CACO by way of its contribution. The Tribunal reversing the decision of the AC held that the expenditure incurred by the assessee-company wa allowable expenditure. It wa held that the expenditure was incurred in the course, of the business and it was incurred out of commercial expency. The Tribunal observed that CACO was established at the behest of the Government and the assessee as a businessman was obliged to become a member of CACO. As a member of CACO, it was obligatory on it to pay contribution to CACO. Therefore, the aforesaid expenditure wa incurred in the course of business, In our opinion, no exception can be taken to the view taken by the Tribunal. As observed by the TRibunal, the assessee-company was obliged to become member of CACO which was formed at the behest of the Government. It was required to make contribution to CACO to carry out its object. Such contribution were therefore, made on account of business expendiency and for the purpose of the business of the assessee-company. We have, therefore, no hesitation in upholding the view taken by the Tribunal. Question No. 2 shall therefore, have to be answered in the affirmative and against the REvenue.

5. Third question which is refereed to us at th instance of REvenue is as follows :

'Whether, on the face and in the circumstances o this case, the Tribunal was right in law in holding that for the assessment year 1969-70, the sum of Rs. 2,15,418, which was deducted as provision for liability payable to the S. T. C. by 'CACO', could not be said to be a contingent liability in the hand of the assessee as the same was ascertained and adjusted in he accounts of the assessee with the CACOP and is therefore not liable to be assessee in the hands of the assessee and/or was allowable as business expenditure?'

6. In the assessment year 1960-70, the assessee's share from CACO worked out to Rs. 2,61,986.44. The assessee-company however, credited a sum of Rs. 8,410 in its accounts after making adjustments of certain amounts., One of the amounts which was adjusted against the aforesaid share of Rs. 2,61,986.44, was Rs., 2,15,418.17 for provision for 'liability to S. T. C. towards likely deficit in cement agency account of S. T. C. ' It was contended on behalf of the assessee-company that the liability of the assessee-company to pay the aforesaid amount was ascertained and, therefore, it was entitled to deduct the said amount from its business income. Revenue contention, on the other hand, was that the liability was a contingent liability and consequently not admissible deduction. The Tribunal allowed the assessee-company claim observing that the amount wa already debited to the assessee-company amount. According to the Tribunal the liability of the assessee-company was an ascertained liability. the view taken by the Tribunal is challenged by the REvenue before us.

7. Now, if we turn of the annual report and account of the assessee-company for the calendar year 1968, relevant to the assessment year 1969-70, we find the flowing note so far as it is relevant to the aforesaid dispute at Sr. No. 12 on page 18 of the report :

' : Sales include Rs. 8,410 being the net amount of surplus receivable from CACO for the Calendar year 1967, after the set-off of the amount of Rs. 1,38,158 in respect of Shau Jain group of companies and Rs. 2,15,418 retained by the CACO for meeting the contingent liability to the STate TRading Corporation of India for the calendar year 1966, as per the statements of accounts received from CACO.'

8. The above note makes it clear : (i) that the liability to the State Trading Corporation of India was for the calendar year 1966; and (ii) such liability was a contingent liability. In the face of this note, we are unable to understand as to how the liability of Rs. 2,15,418 could be held to be an ascertained liability. The liability if any is of the calendar year 1966, which is the year of account relevant of the assessment year 1967-68. Therefore, having regard to the method of accounting followed by the assessee-company even if the said liability was ascertained liability claim in respect thereof could be made only in the assessment year 1967-68. We, however, find that the liability is not ascertained but only contingent. No amount payable to the State Trading Corporation of India was determined,. In other words the liability if any, of he assessee-company was not ascertained. merely because CACO retained the aforesaid amount of Rs. 2,15,418 for contingent liability as stated above, the assessee-company is not entitled to deduct that amount in the computation of its income from the assessment year 1969-70. The Tribunal in our opinion, was, therefore wrong in allowing the aforesaid claim of the assessee for the assessment year 1969-70. In the result, we answer question No. 3 set out above in the negative and against the assessee.

9. Reference answered accordingly with no order as to costs.


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