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Salgaocar Mining Ind. (P) Ltd. Vs. Joint Commissioner of Income Tax - Court Judgment

LegalCrystal Citation
CourtIncome Tax Appellate Tribunal ITAT Panji
Decided On
Judge
Reported in(2006)102ITD289Panji
AppellantSalgaocar Mining Ind. (P) Ltd.
RespondentJoint Commissioner of Income Tax
Excerpt:
.....not include any interest payable on such income-tax. 3. the learned cit(a) ought to have held that book profit under section 115ja does not include interest on income-tax. 4. it may be declared that the book profits under section 115ja cannot be enhanced by including the amount of interest on income-tax by resorting to section 154 of the it act, 1961.2. the assessee was engaged, during the previous year relevant to the assessment year under appeal, in the business of mining, processing and export of mineral ores. the assessee filed its return of income on 31st dec. 1999 based on the accounts audited under the companies act, 1956, together with the report under section 44ab of the it act, declaring book profit at rs. 24,47,610 under section 115ja of the act. the said return was processed.....
Judgment:
1. The appeal filed by the assessee is directed against the order of the learned CIT(A), on the following grounds: 1. It may be declared that the learned Commissioner of Income-tax (Appeals) [learned CIT(A)] has erred in confirming the order of the learned AO that income-tax on interest is covered by the word 'income-tax' appearing in Clause (a) of Explanation to Sub-section (2) of Section 115JA of the IT Act, 1961.

2. It may be declared that income-tax is defined in Section 2(43) of the IT Act, 1961 and the said income-tax does not include any interest payable on such income-tax.

3. The learned CIT(A) ought to have held that book profit under Section 115JA does not include interest on income-tax.

4. It may be declared that the book profits under Section 115JA cannot be enhanced by including the amount of interest on income-tax by resorting to Section 154 of the IT Act, 1961.

2. The assessee was engaged, during the previous year relevant to the assessment year under appeal, in the business of mining, processing and export of mineral ores. The assessee filed its return of income on 31st Dec. 1999 based on the accounts audited under the Companies Act, 1956, together with the report under Section 44AB of the IT Act, declaring book profit at Rs. 24,47,610 under Section 115JA of the Act. The said return was processed and intimation dt. 14th Feb., 2000 was issued under Section 143(1) to the assessee. The assessee subsequently received a notice under Section 154 dt. 15th Jan., 2001 proposing to enhance the book profit declared by the assessee by disallowing the interest paid on income-tax amounting to Rs. 8,85,217. The assessee objected to the rectification proposed in the said notice on the ground that interest on income-tax was not a tax for the purpose of Schedule VI to the Companies Act, 1956 and as such, did not fall within the ambit of Clause (a) of Explanation to Sub-section (2) of Section 115JA.The assessee also submitted before the AO that he did not have the jurisdiction to alter the book profit computed under the provisions of the Companies Act, 1956 which had also been adopted in the audited accounts of the assessee. The AO did not accept the aforesaid plea of the assessee and consequently enhanced the book profit by Rs. 8,85,217 being interest paid on income-tax and demanded further tax of Rs. 92,946 vide his order dt. 23rd March, 2001.

3. Aggrieved by the aforesaid order, the assessee preferred an appeal before the learned CIT(A). The learned CIT(A) held that the term "income-tax" has not been defined in the IT Act though the term "tax" has been defined in Section 2(43) of the Act. According to him, it was commonly understood that the income-tax included interest on income-tax also. In this view of the matter, he confirmed the order of the AO passed under Section 154 with the following observations: It is important to note that the expression "income-tax" has not been defined in the IT Act. The word "tax" has although been defined by Section 2(43) of the IT Act. It is, however, commonly been understood that income-tax includes interest on income-tax. When liability towards income-tax is being considered interest on income-tax is always part of such liability, While computing the income any income-tax including interest on income-tax debited to P&L a/c is always added back for arriving at the income chargeable to tax. In my opinion there is no ambiguity or any possibility of debate on this matter. I would, therefore, hold that interest on income-tax is part and parcel of income-tax and it is not possible to exclude interest portion which if excluded would give distorted meaning of the expression "income-tax". The factual issue is therefore, decided against the appellant by upholding the decision of the AO of increasing the book profits by an amount of interest on income-tax, while computing income under Section 115JA. The technical issue raised by the appellant also has no merit because the issue is not at all debatable. No conflicting judgments on this issue have been brought to my notice. As stated earlier there is no scope for debate on the issue, whether the expression "income-tax" excludes interest on income-tax. The action of the AO in rectifying the mistake under Section 154 of the IT Act is therefore not incorrect. In other words the mistake rectified by the AO is a clear mistake apparent from records without involving any debatable issue. The technical issue raised by the appellant, also therefore, fails.

4. In support of appeal, the learned Authorised Representative for the assessee reiterated the submissions made before the Departmental authorities. Inviting our attention to Expln. (a) to Sub-section (2) of Section 115JA, she submitted that net profit, as shown in the P&L a/c for the relevant previous year, was liable to be increased by the amount of income-tax paid or payable, and the provision made in that behalf. She submitted that the term "income-tax" used in the said Explanation did not include interest on income-tax. According to her, the distinction between income-tax, interest, penalty, fine, etc. was widely known. She contended that all the aforesaid terms were not interchangeable and did not have the same meaning. She argued that the term "income-tax" meant only income-tax and not interest on income-tax.

The learned Authorised Representative took us through the provisions of Sub-section (43) of Section 2, which defines tax. She submitted that the aforesaid definition made it amply clear that the term 'tax' would mean only income-tax chargeable under the provisions of the Act.

According to her the term "income-tax" used in the said Explanation does not include interest on income-tax and hence the rectification carried out by the AO was completely untenable in law.

5. In reply, the learned Departmental Representative supported the orders of the Departmental authorities.

6. We have considered the rival submissions. Section 115JA of the IT Act provides that where the total income of an assessee, being a company, as computed under the IT Act is less than 30 per cent of its book profit, the total income of such assessee chargeable to tax for the relevant previous year shall be deemed to be an amount equal to 30 per cent of such book profit. The term "book profit" has been defined in the Explanation to Sub-section (2) of Section 115JA to mean the net profit as shown in P&L a/c for the relevant previous year as increased, inter alia, by "(a) the amount of income-tax paid or payable, and the provision therefor". The limited issue before us is whether the term "income-tax" as used in Expln. (a) to Sub-section (2) of Section 115JA includes interest on income-tax also.

7. The term "income-tax" has not statutorily been defined in the IT Act. It may, however, be relevant to notice the provisions of Section 4 of the IT Act which creates charge of income-tax. The opening words of Section 4, as they stood at the relevant point of time, read thus; "Where any Central Act enacts that income-tax shall be charged for any assessment year at any rate or rates, income-tax at that rate or those rates shall be charged for that year in accordance with, and subject to the provisions (including provisions for levy of additional income-tax) of this Act in respect of the total income of the previous year of every person". In pursuance of the aforesaid provisions, the Finance Acts are enacted year after year to provide for the rates at which income-tax is required to be charged in a given assessment year. The calculation and charge of income-tax is thus statutorily fixed by the Finance Act. The amount of "income-tax" so fixed by the Finance Act can neither be increased nor decreased by any other sum including interest, penalty, fine, etc. In other words, the amount of "income-tax" remains always statutorily fixed by the rates specified in Part I of the First Schedule to the Finance Act. It is, therefore, not possible to include the amount of interest in the "income-tax" so fixed by Section 2 of the Finance Act, 1999, for the assessment year under consideration.

8. The terms "income-tax", "interest", "penalty" and "fine", as used in the IT Act, carry different meanings and connotations. In this connection, the provisions of Section 156 are quite relevant. According to Section 156, where any tax, interest, penalty, fine or any other sum is payable in consequence of any order passed under the IT Act, the AO is required to serve upon the assessee a notice of demand in the prescribed form specifying the sum so payable. Two propositions clearly emerge from the provisions of Section 156. First proposition is that the terms "income-tax", "interest", "penalty" and "fine" are neither interchangeable nor overlap with each other in their meaning. Second proposition which emerges from Section 156 is that the phrase "sum so payable" as used therein includes not only income-tax but also interest, penalty and fine or any other sum which is found to be payable in consequence of any order passed under the IT Act. The provisions of Section 156 clearly highlight the fact that income-tax, interest, penalty, and fine are distinct terms and that the term "tax" does not include "interest", "penalty" and "fine".

9. As already mentioned above, "income-tax" is charged under Section 4 of the IT Act at the rates specified in the First Schedule to the Finance Act. Interest is charged, on the other hand, under the provisions of Sections 201, 234A, 234B and 234C of the IT Act. Thus, there are distinct provisions for charging income-tax and for charging interest. Secondly, while the rates of income-tax can fluctuate depending upon the provisions in the Finance Act enacted for each assessment year, the rate of interest continues to be fixed in terms of the provisions of Sections 201, 234A, 234B and 234C of the IT Act, 1961. Thirdly, the income-tax is charged on the income, whereas the interest is charged as compensation for depriving the State Exchequer of the taxes that were legitimately due to it but were not paid. Thus, the purpose for charging income-tax and interest is altogether different. Fourthly, while interest can be waived/reduced, income-tax cannot be reduced or waived by the IT authorities. These aspects make it amply clear that the IT Act maintains a distinction between "income-tax" and "interest". They are statutorily treated in different senses and hence "interest" cannot be construed to be a part of the "income-tax".

10. The above discussions make it equally clear that the terms "income-tax", "interest" have assumed and acquired separate meanings and are understood distinctly and differently from each other. For this reason also, it is not possible to treat "interest" as part of "income-tax". One of the well recognized rules of interpretation is that where the statutory language is plain and clear, the task of interpretation can hardly be said to arise. The first and foremost elementary rule of construction is that it is to be assumed that words and phrases of a technical legislation like IT Act are used in their technical meaning which they have acquired. As already mentioned above, the term "income-tax" is understood in altogether a different sense than the term 'interest'. It means the income-tax which has been specified in Schedule 1 to the Finance Act, 1999 and hence, its meaning cannot be artificially extended to include interest. In our humble view interest on income-tax clearly falls outside the scope of the term "income-tax" as used in Expln. (a) to Sub-section (2) of Section 115JA.Wherever the intention was to include interest, the legislature has specifically provided, as in Section 156, for inclusion of interest in the phrase "sum payable". No provision of law has been brought to our notice to show that the term "income-tax" has been defined to include "interest" within its ambit. We are, therefore, unable to artificially extend the scope of income-tax used in Expln. (a) to Sub-section (2) of Section 115JA so as to include "interest on income-tax" also.


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