Skip to content


Ms Vijeta Projects and Infrastructures Limited Through Its Managing Director Shri Parma Singh Vs. The State of Jharkhand Through the Secretary and Commissioner Commercial Taxes and Ors - Court Judgment

LegalCrystal Citation
CourtJharkhand High Court
Decided On
AppellantMs Vijeta Projects and Infrastructures Limited Through Its Managing Director Shri Parma Singh
RespondentThe State of Jharkhand Through the Secretary and Commissioner Commercial Taxes and Ors
Excerpt:
.....affidavit has been filed by the respondents­state authorities. for the refund  of tds for different financial years, notice has been issued to the concerned  officials   for   verification   of   amount   of   tds   and,   therefore,  let   a   suitable  direction   be   given   to   the   respondents­state   authorities   to   finalise   the  refund   applications   within   the   time   bound   schedule   in   accordance   with  law.7. having heard the counsels for both the sides and looking to the facts  and circumstances of the case, it appears that the present petitioner was .....
Judgment:

IN THE HIGH COURT OF JHARKHAND AT RANCHI          W.P.(T) No. 2583 of 2014           M/s   Vijeta   Projects   &   Infrastructures   Limited,   (previously   Vijeta  Construction Limited) through its Managing Director, Shri Parma Singh,  son of Late Jung Bahadur Singh, resident of West Morabadi, Maidan, P.O.  Ranchi University, P.S. Bariatur, District Ranchi.    ……Petitioner     Versus 1. The   State   of   Jharkhand   through   the   Secretary   &   Commissioner,  Commercial   Taxes,   Project   Building,  P.O.   Dhurwa,   P.S.   Jagannathpur,  Ranchi.

2. The Secretary & Commissioner, Commercial Taxes, Project Building,  P.O. Dhurwa, P.S. Jagannathpur, Ranchi.

3. The   Joint   Commissioner   of   Commercial   Taxes   (Administration),  Ranchi Division, P.O. G.P.O., P.S. Kotwali, Distt. Ranchi­834001.

4. The Deputy Commissioner of Commercial Taxes, West Circle,  P.O.  G.P.O. P.S. Kotwali, Distt. Ranchi.                            ........ Respondents                  ­­­­­­­ CORAM:  HON’BLE MR. JUSTICE D.N. PATEL   HON’BLE MR. JUSTICE PRAMATH PATNAIK For the Petitioner      : M/s. Sumeet Gadodia, Rajesh Kumar, Advocates  For the State       : J.C. to A.A.G.           ­­­­­­­­­ 07/Dated: 5th September, 2016 Oral order: Per D.N. Patel, J.:

1. This writ petition has been preferred for getting directions upon the  respondents to refund the excess amount of Tax Deducted at Source (TDS)  by   the   respondents­State   Government.   This   amount   is   for   the   financial  years 2007­08 and 2008­09. For these financial years, the assessments have  already   been   completed   by   the   respondents­State   Authorities.   These  assessment orders are at Annexure­1, 1/1, 2 and 2/1 onwards of the memo  of   this   petition.   Looking   to   these   annexures,   it   appears   that   there   is   a  detailed assessment orders and it has been stated by the State Government  that there is an excess amount of TDS for different years as under :­ Financial Year   Amount of refund claimed  Date of filing of application 2007­2008 Rs. 40,91,826.86 16.03.2011 2008­2009  Rs. 13,91,260.00  24.02.2012 Total Rs. 54,83,086.86 2. It is  submitted  by the  counsel  for  the  petitioner  that  this  amount,  which is  excessively deducted as TDS, should have been refunded within  the period of six months from the date of the application.                                                    2.

3. It is further submitted by the counsel for the petitioner that for the  financial year 2008­09, there is a revision in the calculation of the amount  to be refunded by the respondents and the said revision is as under :­ Financial year  Earlier excess payment  Revised excess payment notice notice 2008­09 Rs. 13,91,260.00  Rs, 6,22,374.00 Total Rs. 13,91,260.00  Rs, 6,22,374.00 4. It is further submitted by the counsel for the petitioner that for the  rest of the assessment year, there is no revision by the State Government.  Thus, the amount to be refunded for the financial year 2007­08 remained  as it is. The petitioner is accepting the revision in the refund carried out by  the respondents for the financial year 2008­09.

5. It   is   further   submitted   by   the   counsel   for   the   petitioner   that   this  amount for  the different financial years is the excess amount of TDS and,  therefore, it should have been refunded within a period of six months from  the date of the application for refund and if the said amount is not paid  within six months as per Section 55 of the Jharkhand Value Added Tax Act,  2005, this petitioner is entitled to simple interest @ 6% per annum.

6. Counsel for the respondents­State submitted that a detailed counter  affidavit has been filed by the respondents­State authorities. For the refund  of TDS for different financial years, notice has been issued to the concerned  officials   for   verification   of   amount   of   TDS   and,   therefore,  let   a   suitable  direction   be   given   to   the   respondents­State   authorities   to   finalise   the  refund   applications   within   the   time   bound   schedule   in   accordance   with  law.

7. Having heard the counsels for both the sides and looking to the facts  and circumstances of the case, it appears that the present petitioner was  the works Contractor. He was performing the work of the Government and  at the  time  of  payment of  the  amount  for   the  work  carried  out  by this  petitioner, the State has deducted TDS under Section 44 of the Jharkhand  Value Added Tax Act, 2005.

8. For   the   different   financial   years,   the   assessments   have   been  completed by the respondents as per Annexure­1 and 2 series and excess  amount of TDS has also been mentioned in these orders.

9. Looking to Annexure­1 and 2, it appears that for the financial year  2007­08   the   excess   amount   of   TDS   is   Rs.40,91,826.86   (Annexure­2).   3. Similarly, for the financial year 2008­09 the excess amount of TDS is Rs.  13,91,260/­ (Annexure­2/1).  10. Thus,   all   these   orders   have   been   passed   by   the   respondents­State  authorities   and   this   excess   amount   of   TDS,   which   is   said   to   have   been  deducted   under   Section   44,   has   to   be   refunded.   For   the   refund,   the  applications   have   also   been   preferred   and   these   applications   are   at  Annexure­3 series.

11. It further  appears from  the  facts of the   case  that  for  the  financial  years   2008­09,   the   amount   to   be   refunded   has   been   revised   vide   order  dated 29.09.2015 and this revised amount is Rs.6,22,374/­ for the financial  year 2008­09. For the rest of the financial year, there is no revision in the  refund   amount   and   the   refund   amount   has   been   carried   out   by   the  respondents­State   authorities.   Thus,   the   amount   to   be   refunded   to   the  petitioner for the different financial years are as under :­ Sl No.  Financial Year Amount to be refunded From the date  1 2007­08 Rs. 40,91,826.86 16.09.2011   (date   of  application   for   refund   is  16.03.2011) 2. 2008­09 Rs. 6,22,374.00 29.03.2016   (date   of  application   for   refund   is  29.09.2015) 12. Looking   to   the   counter   affidavit   filed   by   the   respondents­State  especially paragraph­15 and 16 thereof, the excess amount deducted by the  State towards TDS under Section 44 of the  Jharkhand Value Added Tax  Act, 2005 was indicated to be refunded after verification and completion of  assessment   proceeding.   The   petitioner   is   claiming   refund   only   for   the  financial years 2007­08 and 2008­09.

13. Thus, the amount of the refund has already been calculated by the  respondents. Moreover, the revision in the amount to be refunded is also  made by the respondents for the year 2008­09 vide order dated 29.09.2015  whereas, there is no revision for the amount to be refunded for rest of the  financial year i.e. 2007­08. Therefore, for the financial year 2007­08 the  amount which has been finalised by the respondents vide their orders at  Annexure­1 and 2 have attained finality and so far as the order of refund  for   the   financial   year   2008­09   is   concerned,   there   is   revision   in   the  calculation of the excess amount of TDS which is revised vide order dated  29.09.2015. Therefore, these amounts are to be refunded to the petitioner  by the State because the same is excess amount of TDS deducted by the   4. State in the relevant financial years. There is a demand of the refund also  by   the   petitioner   vide   his   applications   which   are   at   Annexure­3   series.  Interest as per Section 55 of the Jharkhand Value Added Tax Act, 2005 @  6% per annum will accrue from lapse of six months from the date of the  application. Thus, the amount for the financial year 2008­09, which is at  Rs.6,22,374/­   is   to   be   refunded   with   simple   interest   @   6%   per   annum  w.e.f.   29.03.2016   onwards   because   the   revision   in   the   amount   to   be  refunded is made vide order dated 29.09.2015 and six months period will  lapse on 25th March, 2016 and hence, interest will start from 29th March,  2016.

14.  We therefore, direct the respondents  to refund the amount with the  aforesaid interest w.e.f. 29th March, 2016 for the financial year 2008­09.

15.  We further direct the State  of   Jharkhand      to refund the amount of  Rs.40,91,826.86 for the financial year 2007­08 with simple interest @ 6%  per annum w.e.f. 16.09.2011 because in this case the application for refund  was preferred on 16.03.2011.

16. For no fault of this petitioner, this amount has not been refunded  after the orders passed by the respondents­State authorities at Annexure­1  and 2 series and after revising the calculation of the TDS vide order dated  29.09.2015  for the  year  2008­09. This amount shall  be  refunded  at the  earliest and in no case later than 30 days from today.

17. Though, the counsel for the petitioner has argued the case at length  that whatever the amount is revised for refund, is also a wrong calculation.  In   fact,   this   petitioner   is   relying   upon   every   calculation   made   by   the  respondents­State authorities for the aforesaid financial year and therefore,  he   has   preferred   application   for   refund   of   the   TDS   which   is   excessive  deduction made by the respondents­State authorities.

18. It has been held by a Division  Bench of this Court in  M/s Abrest  Engineering   Company   Vs.   State   of   Jharkhand   &   Ors.  reported   in  2003(3) JCR 110 (Jhr) in paragraphs­6 and 7 as under :­       "6.  It appears to us that it is for the State and those in charge of  the treasury to ensure that the deposits made under Rule 26­A of the  Bihar Sales Tax Rules, are made strictly in terms of that Rule and in the  present context, in terms of sub­rule 3(1) thereof. This would go a long  way in avoiding delay in refunding the amount due to an assessee and  prevent   the   running   of   interest   in   terms   of   Section   43   of   the   Bihar  Finance Act, thereby leading to a saving for the Government. Similarly,  5. a dealer entitled to refund will also be entitled to get the refund within  the period fixed by the statute and without waiting indefinitely for the  refund   of   the   amount   which   became   due   to   him.   We   are   therefore  satisfied that the State of Jharkhand, the officers of the Treasury and  the Commercial Taxes Department should be directed to strictly enforce  Rule   26­A   of   the   Sales   Tax   Rules.   We   are   also   satisfied   that   the  Commercial Taxes Department should be directed to invoke Section 25­ A(6)   of   the   Bihar   Finance   Act   and   to   take   appropriate   proceedings  against those who had deducted the tax at source and who had not  deposited the same into the treasury in compliance with Rules 26­A of  the   Sales   Tax   Rules.   We   think   that   strict   implementation   of   these  provisions would go a long way in saving the Exchequer from incurring  of   liability   for   interest   and   would   enable   the   department   to   make  refunds   within   the   time   contemplated   by   Section   43   of   the   Bihar  Finance Act.        7. Now coming back to the case in hand, the reason given for  not refunding the amount on or before 2.12.1998, is not seen to be  acceptable   or   justifiable.   The   argument   of   learned   counsel   for   the  petitioner that the delay was not bona fide cannot be brushed aside. On  the   scheme   of   Section   43   of   the   Bihar   Finance   Act,   clearly,   the  petitioner is entitled to get interest on the amount refunded to him on  22.2.2003  at 9% per annum  from 3.12.1998 till 22.2.2003. Since the  amount   refundable   had   already   been   refunded   pending   the   writ  petition, no direction in that behalf is necessary.    In   the   result,   we   allow   this   writ   petition   to   the   extent   of  directing   the   respondents   to   pay   interest   at   9%   per   annum   on   the  amount refunded to the petitioner from 3.12.1998 till 22.2.2003 when  the amount was actually refunded.  We also direct the respondents to  ensure   that   Rule   26­A   of   the   Bihar   Sales   Tax   Rule   are   strictly  implemented   and   issue   appropriate  directions   to   the   concerned  treasuries in that regard. We also direct the department to take action  against those who are not complying with Rule 26­ A(3)(i) of the Bihar  Sales   Tax   Rules   while   making   deposits   of   the   amounts   deducted   at  source. In the circumstances, we make no order as to costs."                                                                         (Emphasis supplied)  19. In view of the aforesaid decision also, the amount has to be refunded  by the State with interest looking to the aforesaid decision and Section 55  of the Jharkhand Value Added Tax Act, 2005.                                                        6.

20.  W e further direct the State to hold an enquiry     as to why the amount  has   not   been   refunded   to   this   petitioner   even   after   the   orders   at  Annexure­1   and   2   series,   because   the   public   exchequer   has   to   bear   the  burden   of   interest   upon   the   amount   to   be   refunded.   In   fact,   once   the  assessment orders have already been passed and the figure is arrived at by  the respondents­State authorities that there is excess TDS deducted by the  State   authorities,   it   should   have   been   refunded   within   a   period   of   six  months   from  the   date   of  application   preferred  by  this   petitioner  and  as  stated herein above for one financial year, there is revision in the order,  but, even after the revision also the amount has not been refunded and for  the   rest   of   the   financial   year,   there   is   no   revision   in   the   calculation   of  excess   TDS   amount   deducted   by   the   State   and   assessment   orders   at  Annexure­1 and 2 of this writ petition  have attained their finality much  earlier and, therefore, this amount should also have been refunded within a  period of six months from the date of application for the refund. Therefore,  an enquiry may be conducted by the State authorities and necessary action  may also be initiated against the erring officials of the State, so that similar  type of errors may not be repeated by the officers of the respondents­State  authorities. It is necessary to avoid multifariousness of petitions of similar  nature.

21. This writ petition is allowed to the aforesaid extent.                            (D.N. Patel, J.)                              (Pramath Patnaik, J.) VK


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