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Additional Commissioner of Income-tax, Madras-ii Vs. Shree Shanmuga Gunny Stores - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtChennai High Court
Decided On
Case NumberTax Case No. 1189 of 1977 (Reference No. 819 of 1977)
Judge
Reported in[1984]146ITR600(Mad)
ActsIncome Tax Act, 1961 - Sections 40A(3)
AppellantAdditional Commissioner of Income-tax, Madras-ii
RespondentShree Shanmuga Gunny Stores
Appellant AdvocateJ. Hayaraman and ;Nalini Chidambaram, Advs.
Respondent AdvocateN. Inbarajan and ;C. Natarajan, Advs.
Excerpt:
direct taxation - bills - section 40 a(3) of income tax act, 1961 - ito competent to disallow item which costs above rs. 2500 in computation of assessee's business income - tribunal treated items in bill as severable as each item costs below rs. 2500 - section 40 a (3) deals with size of payment and not on aspect of payment - expenditure ought to have disallowed in payment which exceeds rs. 2500 and reckoning of size of expenditure on each item unwarranted - held, tribunal erred in holding that section 40 a (3) only if expenditure of each item in single bill exceeds rs. 2500. - - we are satisfied that the section concentrates on the size of the payment and the manner of the payment. we disapprove of the tribunal's reading of the purchase invoices in this case in a selective fashion......decided ones exceed that limit, the further enquiry is whether such payment is made as and towards business expenditure. if it is made in respect of any such expenditure, then the further question is whether the payment is made by cash or by crossed r bank darft. it is by cash, then, unless special circumstances are pleaded and established by the assessee in terms of the appropriate saving provisions of the statutory rules, the expenditure will be disallowed on the ground that the payment has not been made by a crossed cheque or bank draft, the expenditure may run the risk of being disallowed for various other reasons which may be germane for purposes of the statutory computation of business income. 9. the assessee's argument which found favour with the tribunal was that while.....
Judgment:

Balasubrahmanyan, J.

1. This is a reference under the I.T. Act, 1961. The questions of law were propounded by the Department for reference by the Income-tax Appellate Tribunal. The Tribunal, however, rejected their reference application in the first instance. The Department then came to this court and obtained an order directing the Tribunal t state a case on both the questions. The stated case has now been argued at lenght before us. At the end of the day, however, we realize that only one of the two questions requires serious consideration. The answer to the question is far too self-evident to merit discussion. We reproduce the question below :

'Whether, on the facts and in the circumstances of the case, the Appellate Tribunal was right in holding that section 40A(3) would apply only if each item of the expenditure involved in a single bill several items exceeds Rs. 2,500 ?'

2. The enquiry prompted by the question is about the disallowance made by the ITO of two payments made by the assessee under two bills for purchase of commodities effected by the assessee, in the course of its of the business. The abstract of two bills, which are found in the statement of the case, are reproduced below :

Purchase Bill No. 1814 Dated : 21-1-1970Quantity Particulars Rate AmountRs. Rs. 1,000 Rasins 200 2,000400 Old gunnies 70 280300 -do- 60 180 100 -do- 80 80 150 -do- 50 75------------2,615Commission. 28Transportation charges. 25 ------------Total 2,668------------Dated 21-1-1970Purchase Bill No. 1815RateRs. Rs.1,000 Resins 200 2,000100 Old gunnies 70 70200 -do- 60 120400 -do- 75 300------------2,490Commission 21Transportation charges 7------------Total 2,518

3. It will be seen that the payment made for expenditure by way of purchase of the comodities under the first bill was Rs. 2,668. The payment under the other bill was for Rs. 2,518. Both these payments were admitted made by the assessee in cash. The ITO, while computing the taxable income of the assessee under the head 'Business', disallowed these two items of payment made by the assessee towards expenditure incurred for purchase of materials.

4. Section 40A(3) of the I.T. Act, 1961, enacts that where an assessee makes a payment in a sum exceeding Rs. 2,500 otherwise than by a crossed cheque or by a crossed bank draft towards any expenditure, then the ITO is at liberty to disallow that item of expenditure in the computation of the assessee's business income. There are certain exceptions to this rule. It is, however, unnecessary to go into those exceptions, having regard to the scope of the contention put forward by the assessee before the Tribunal and having regard to the way in which it considered by the Tribunal.

5. The argument of the assessee before the Tribunal was that s. 40A(3) of the I.T. Act, 1961, takes note of each and every one of the individual items of expenditure separately, and if a single item of expenditure is less than Rs. 2,500, then, although a combined payment may have been made for several items of expenditure, still the payment must be regarded as severable and referable to each and every one of the separate items of expenditure. This contention was accepted by the Tribunal. The Tribunal's reasoning is to be found in the following portion of their order :

'The question of expenditure assumes first an importnce rather than the payment, and relevant consideration should, therefore, be given to the expression 'any expenditure' contained in the provision and then only the payment in relation to the same has to be looked into whether it exceeded Rs. 2,500 or not.'

6. The Tribunal consideration the several items figuring in the assessee's purchase bills as each constituting a separate item of expenditure, involving a separate outlay and entailing a payment of less than Rs. 2,500 each.

7. We do not think that this is a proper way of understanding and applying the provisions of s. 40A(3). The text of the section is as under :

'Where the assessee incurs any expenditure in respect of which payment is made, after such date (not being later than the 31st day of March, 1969) as may be specified in this behalf by the Central Government by notification in the Offcial Gazette, in a sum exceeding two thousand five hundred rupees otherwise than by a crosed cheque drawn on a bank or by a crossed bank draft, such expenditure shall not be allowed as a deduction.' (The proviso is not reproducted here as being unnesessary).

8. As we read the provision, attention must be directed first to the payment made by the assessee, in order to see if the payment is in a sum exceeding Rs. 2,500. If it decided ones exceed that limit, the further enquiry is whether such payment is made as and towards business expenditure. If it is made in respect of any such expenditure, then the further question is whether the payment is made by cash or by crossed r bank darft. It is by cash, then, unless special circumstances are pleaded and established by the assessee in terms of the appropriate saving provisions of the statutory rules, the expenditure will be disallowed on the ground that the payment has not been made by a crossed cheque or bank draft, the expenditure may run the risk of being disallowed for various other reasons which may be germane for purposes of the statutory computation of business income.

9. The assessee's argument which found favour with the Tribunal was that while considering the applicability of s. 40A(3), the aspect of payment should not be considered to be of importance, but the focus of attention must be the size of the expenditure. According to this line of reasoning, if any expenditure, depending on the particular focus of attention, is found to be of a quantum less than Rs. 2,500, then the expenditure can never be disallowed in limine under this provision on the ground that it was made in cash, since given the size of the expenditure, the related payment to cover that payment will be neither more not less, but will only be equal to the size of the expenditure. In the assessee's purchase bills the price of the resins is shown as Rs. 2,000. The Tribunal apparently treated this as a separate outgoing or expenditure, and having isolated the expenditure from their focus of attention, the Tribunal proceeded to relate the corresponding payment in cash. This method of concentrating on the expenditure first and then relating the payment to that expenditure would always first and then relating the payment to that expenditure would always yield the position that expenditure always equals payment in the same sense as world exports always equal world imports. If the expenditure is less than Rs. 2,500 the payment will also be less than Rs. 2,500 in a sum equal to the expenditure.

10. We do not think this is the proper approach to s. 40A(3) of the Act. We are satisfied that the section concentrates on the size of the payment and the manner of the payment. We must no doubt see if the payment is made is relation to an item of business expenditure. But, what is pertinent to the inquiry is whether the payment for the expenditure is in a sum exceeding Rs. 2,500. If it does, unless the further condition of the payment having been made by crossed cheque or bank draft is fulfilled, the expenditure will be disallowed for no other reason than the payment is made in cash. The Tribunal's approach to s. 40A(3) of the Act tends to render the inquiry into the payment purposeless, for, according to the. Tribunal's method, the size of each item expenditure under a purchase invoice must be the determinant, whereas the statutory inquiry is about the manner of payment as related to the size of the payment. We disapprove of the Tribunal's reading of the purchase invoices in this case in a selective fashion. Such a reading distrots the invoice. The proper way is to read the entries in a wholesome fashion.

11. For all these reasons, the Tribunal's determination is erroneous in point of law. Our answer to the question is, therefore, in the negative and against the assessee. The Department will have its costs. Counsel's fee Rs. 500.


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