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Assistant Commercial Taxes Officer Vs. Rajasthan Chemical Corporation - Court Judgment

LegalCrystal Citation
SubjectSales Tax
CourtRajasthan High Court
Decided On
Case Number D.B. Civil Sales Tax Case Nos. 42 and 43 of 1979
Judge
Reported in[1980]46STC399(Raj); 1980()WLN342
AppellantAssistant Commercial Taxes Officer
RespondentRajasthan Chemical Corporation
Advocates: Sumer Chand Bhandari, Adv.
DispositionApplication allowed
Excerpt:
.....- section 15(2)--whether 'neel' is pigment--held, question of law arises from revisional order of board--question is not finally decided unless it is decided by supreme court or high court.;a question of law undoubtedly arises out of the revisional order of the board. in this connection, it may be pointed out that a question of law cannot be said to have been finally settled unless there is a decision on the point either by this court or the supreme court. an earlier decision of the board cannot be taken to conclude the matter finally.;application allowed - section 2(k), 2(1), 7 & 40 & juvenile justice (care and protection of children) rules, 2007, rule 12 & 98 & juvenile justice act, 1986, section 2(h): [altamas kabir & cyriac joseph, jj] determination as to juvenile - appellant was..........in spite of service of notice, and are of the opinion that a question of law undoubtedly arises out of the revisional order of the board. in this connection, it may be pointed out that a question of law cannot be said to have been finally settled unless there is a decision on the point either by this court or the supreme court. an earlier decision of the board cannot be taken to conclude the matter finally. it is remarkable that in case no. 42 of 1979 the board has held on merits that 'neel' is a pigment but out of sheer deference for the view taken in the other case, the application for making reference has been refused. this was not correct.5. accordingly, we allow both the applications and direct the board of revenue to state the case and make a consolidated reference in both.....
Judgment:

C.M. Lodha, C.J.

1. These are two connected applications under Section 15(2)(b) of the Rajasthan Sales Tax Act, 1954 (hereinafter referred to as the Act). The parties are the same, so also the points arising therein. Only the assessment periods are different. The period in case No. 42 of 1979 is from 27th October, 1973, to 13th November, 1974, and in case No. 43 of 1979 from 8th November, 1972, to 26th October, 1973.

2. The assessee deals in 'neel' (ultramarine blue) and chemicals. The assessee-firm is a registered dealer under the Act. For the periods in question the assessing authority assessed the sale of 'neel' by the assessee to sales tax at the rate of 12 per cent by holding that it is a kind of pigment under item No. 18 of the notification dated 9th March, 1970. Aggrieved by the assessing authority's order, the assessee filed appeals before the Deputy Commissioner (Appeals), Jodhpur, contending that 'neel' was not a pigment and, consequently, the sale thereof was not taxable at the rate of 12 per cent but was taxable at the rate of 7 per cent only under the residuary item. The Deputy Commissioner by a common order dismissed both the appeals. The assessee then filed revisions before the Board of Revenue for Rajasthan, which, by a common order dated 28th April, 1978, allowed both the revisions and held that 'neel' was not a pigment and was, consequently, taxable at the rate of 7 per cent.

3. Dissatisfied with the order of the Board the assessing authority filed applications under Section 15(1) of the Act for stating a case and referring the question of law arising out of its order to this Court for decision. The application for making reference for the period 8th November, 1972, to 26th October, 1973 (case No. 43 of 1979), was dismissed on 14th February, 1979, on the ground that the matter was academic and stood concluded by an earlier decision of the Board. For the period 27th October, 1973, to 13th November, 1974 (case No. 42 of 1979), the learned Members, while holding that 'neel' was a pigment, refused to refer the question of law to this Court on the ground that the application in another case had been rejected.

4. We have heard the learned counsel for the applicant ex parte, as nobody has appeared on behalf of the assessee in spite of service of notice, and are of the opinion that a question of law undoubtedly arises out of the revisional order of the Board. In this connection, it may be pointed out that a question of law cannot be said to have been finally settled unless there is a decision on the point either by this Court or the Supreme Court. An earlier decision of the Board cannot be taken to conclude the matter finally. It is remarkable that in case No. 42 of 1979 the Board has held on merits that 'neel' is a pigment but out of sheer deference for the view taken in the other case, the application for making reference has been refused. This was not correct.

5. Accordingly, we allow both the applications and direct the Board of Revenue to state the case and make a consolidated reference in both the cases on the following question :

Whether, in the facts and circumstances of the case, the Board of Revenue was justified in holding that 'neel' (ultramarine blue) is not included in the term 'pigment' and is as such taxable at the general rate of 7 per cent

6. There will be no order as to costs.

7. The Board is directed to make the reference within three months of the receipt of this order.


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