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Rao Bahadur Mothay Gangaraju Garu Vs. the Commissioner of Income Tax - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtChennai
Decided On
Reported inAIR1935Mad387; (1935)68MLJ222
AppellantRao Bahadur Mothay Gangaraju Garu
RespondentThe Commissioner of Income Tax
Cases ReferredRutledge v. The Commissioner of Inland Revenue
Excerpt:
- - it was an isolated transaction, although probably entered into by him as a speculation, as he happened to make a good profit out of it. it was of such a large quantity as clearly to make it a business transaction; that being so, we are unable to hold that it was an adventure in the nature of trade and, if that is so, then the sum in question was not clearly assessable to income-tax......to make it a business transaction; and obviously the intention with which this large quantity was bought at an exceedingly low price was with the object of selling it later on at a favourable opportunity at an enhanced price and getting the benefit of the profit therefrom. this is quite clear, i think, from the judgment of lord sands who says on page 497:the nature and quantity of the subject dealt with exclude the suggestion that it would have been disposed of otherwise than as a trade transaction. neither the purchaser nor any purchaser from him was likely to require such a quantity for his private use.4. the view we take of the matter is that that case is certainly of no assistance to us and that, with regard to this case, this was an isolated transaction in no way connected with.....
Judgment:

Horace Owen Compton Beasley, Kt., C.J.

1. The question referred to us is:

Whether the sum of Rs. 1,50,390 is assessable to tax.

2. The facts of the case are that the assessee, who is a landowner and a money-lender and has an interest in certain cotton mills, purchased on the 22nd March, 1926, in Court auction in O.S. No. 24 of 1925 on the file of the Sub-Judge, Bezwada, the right, title and interest of one Parthasarathi Appa Rao in the legacies left by one Venkayyamma. The suit in which these legacies figured had been up to the Privy Council and the position at the time of the purchase was that the decision upholding Venkayamma's disposing power over the income of the estate and the dispositions made by her in her will had been upheld. The Petitioner gave as purchase-money Rs. 39,800. He was not able to realise his interest until 1929. There was somewhat protracted litigation in between the date of the purchase and the date when he was able to get his money; and he had to take steps both by way of defending his position and of executing the decree which he had got in his favour and incurred certain amount of law costs in doing so. However, eventually, during the year of account he actually realised a sum of Rs. 1,97,025, from the reversioners of the estate in question towards the amount due to him under the decree. He had also spent Rs. 46,625-15-0, Rs. 39,800, in respect of the purchase and Rs. 6,825-15-0 in respect of the further litigation to which reference has been made. Deducting that sum of Rs. 46,625-15-0 from the amount realised by him, there was left a sum of Rs. 1,50,399 which was treated as an excess receipt; and it was this sum which the Income-tax Officer held to be assessable to income-tax; and the assessment has been upheld by the Commissioner of Income-tax. In this way the matter comes before us.

3. It is contended by Mr. Patanjali Sastri that, although this was an isolated transaction - as indeed it was and there is certainly no evidence of the assessee ever having entered into a transaction of a similar nature either before the date of this or after it - nevertheless this was an adventure or concern in the nature of trade. He argues that it was a speculation, that a very low price was given in comparison to the amount subsequently realised and that in that speculation the capital of the assessee was embarked. In our view, this cannot be described as an adventure or concern in the nature of trade. The trading activities of the assessee were limited to lending money, owning land, if that can be called a trade, and having an interest in Cotton Mills and this is in no sense a transaction related to any of these activities. In this case the interest in the legacies was not even purchased from anybody who was indebted to the assessee in his money-lending business. It was an isolated transaction, although probably entered into by him as a speculation, as he happened to make a good profit out of it. We are quite unable to see that it has any connection whatever with any other trades or businesses carried on by the assessee. By itself the purchase of an interest in legacies, the subject of litigation, cannot certainly be described as a trade or business. Reference has been made to the case of Rutledge v. The Commissioner of Inland Revenue (1929) 14 T.C. 490, by Mr. Patanjali Sastri in support of his argument. In that case the appellant was a money-lender who was also in 1920 interested in a cinema company. He had since that time been interested in various businesses. Being in Berlin in 1920 on business connected with the cinema company he was offered an opportunity of purchasing very cheaply a large quantity of paper. He effected the purchase and within a short time after his return to England sold the whole consignment to one person at a considerable profit and it was held that the profits in question were liable to assessment to income-tax and to excess profits duty as being profits of an adventure in the nature of trade. The facts of that case are quite dissimilar to those here. There, what was purchased was a quantity of toilet paper and it was a very large quantity, not a quantity which an ordinary person would buy for private use. It was of such a large quantity as clearly to make it a business transaction; and obviously the intention with which this large quantity was bought at an exceedingly low price was with the object of selling it later on at a favourable opportunity at an enhanced price and getting the benefit of the profit therefrom. This is quite clear, I think, from the Judgment of Lord Sands who says on page 497:

The nature and quantity of the subject dealt with exclude the suggestion that it would have been disposed of otherwise than as a trade transaction. Neither the purchaser nor any purchaser from him was likely to require such a quantity for his private use.

4. The view we take of the matter is that that case is certainly of no assistance to us and that, with regard to this case, this was an isolated transaction in no way connected with any other trade or business activities of the assessee. That being so, we are unable to hold that it was an adventure in the nature of trade and, if that is so, then the sum in question was not clearly assessable to income-tax. The question referred to us must, therefore, be answered in the negative. Costs Rs. 250 to the assessee.

Ramesam, J.

5. I agree.

Kino, J.

6. I agree.


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