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Commissioner of Income-tax Vs. Aga Abbas Ali Shirazi, Trustee to the Waqf of Mirza Mohamed Ali Namazi - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtChennai
Decided On
Reported inAIR1944Mad292
AppellantCommissioner of Income-tax
RespondentAga Abbas Ali Shirazi, Trustee to the Waqf of Mirza Mohamed Ali Namazi
Cases ReferredBowan v. Secular Society Ltd.
Excerpt:
.....the tribunal passed in the appeal that the criticism is well founded. (1) for the benefit of his poor relations; (3) for the conduct of marriages and burials of poor mussalmans; (4) for the benefit of poor syeds; for distribution among his poor relations and 20 per cent. for the conduct of marriages and burials of poor mahomedans and for the benefit of deserving syeds. 2. therefore, the trustees in their absolute discretion could, according to the deed, devote the whole of the income to the settlor's poor relations. but a settlement for the settlor's poor relations is not a settlement for a charitable purpose within the meaning of section 4 (3) (1), income-tax act, as a full bench of this court pointed out in commissioner of income-tax v. the case for the com-missioner of income-tax is..........made a settlement of immovable property for the following purposes: (1) for the benefit of his poor relations; (2) for celebrating moharram and other religious festivals of the shiahs; (3) for the conduct of marriages and burials of poor mussalmans; (4) for the benefit of poor syeds; and (5) for such other religious, pious or charitable purposes as are allowed by mussalman law as applicable to shiahs. he directed that ten per cent. of the income should be utilised for celebrating the moharram and other religious festivals, 30 per cent. for distribution among his poor relations and 20 per cent. for the conduct of marriages and burials of poor mahomedans and for the benefit of deserving syeds. then the following provision was made,provided always that the mutwallis shall be at liberty.....
Judgment:

Leach, C.J.

1. This reference has been made by the Income-tax Tribunal, Calcutta Bench, at the instance of the Commissioner of Income-tax, Madras. The Commissioner contends that the tribunal failed to appreciate the case put forward by the income-tax authorities in an appeal by the trustee of the waqf of Mirza Muhammad Ali Namazi in respect of the assessment to income-tax for the year 1940-41. It is evident from a perusal of the order of the tribunal passed in the appeal that the criticism is well founded. By a deed dated 17th January 1930 Mirza Muhammad Ali Namazi made a settlement of immovable property for the following purposes: (1) For the benefit of his poor relations; (2) for celebrating moharram and other religious festivals of the Shiahs; (3) for the conduct of marriages and burials of poor Mussalmans; (4) for the benefit of poor Syeds; and (5) for such other religious, pious or charitable purposes as are allowed by Mussalman law as applicable to Shiahs. He directed that ten per cent. of the income should be utilised for celebrating the moharram and other religious festivals, 30 per cent. for distribution among his poor relations and 20 per cent. for the conduct of marriages and burials of poor Mahomedans and for the benefit of deserving Syeds. Then the following provision was made,

Provided always that the mutwallis shall be at liberty from time to time to vary the distribution of the income among the objects of the waqf on unanimous resolution of all the three mutwallis passed at meetings specially held for the purpose.

2. Therefore, the trustees in their absolute discretion could, according to the deed, devote the whole of the income to the settlor's poor relations. But a settlement for the settlor's poor relations is not a settlement for a charitable purpose within the meaning of Section 4 (3) (1), Income-tax Act, as a Full Bench of this Court pointed out in Commissioner of Income-tax v. Jamal Mohammad A.I.R. 1941 Mad. 535. It was there held that a provision of this nature was not a provision for general public utility. It was a provision merely of a private nature, and the section only applies to public charities. In the course of his speech in Bowan v. Secular Society Ltd. (1917) 1917 A.C. 406, Lord Parker of Waddington said:

A trust to be valid must be for the benefit of individuals, which this is certainly not, or must be in that class of gifts for the benefit of the public which the Courts in this country recognise as charitable in the legal as opposed to the popular sense of that term. Moreover, if a trustee is given a discretion to apply trust property for purposes some of which are and some are not charitable, the trust is void for uncertainty.

It is common ground that this principle of law applies in India. The case for the Com-missioner of Income-tax is that as the first of the objects for which the settlement was made, namely, the benefit of the poor relations of the settlor, cannot be deemed to be a settlement for a charitable purpose within the meaning of Section 4 (3) (1), and as the trustees are given the power to apply the whole of the income of the trust for this one purpose, the deed does not fulfil the requirements of the section. This argument is clearly right. The first object is not a charitable object within the meaning of the section and as the whole of the income can be devoted to it, the settlement, so far as the Income-tax Act is concerned, cannot be recognised. If there had not been this discretion given to the trustees and the settlor had merely directed that a specified part of the income of the property should be devoted to a purpose which was charitable within the meaning of the section, such part of the income would be exempt from tax; but that is not the case here. The answer we give to the question referred is that the assessee was not entitled to exemption from the assessment of any portion of the income of the waqf property. The Commissioner is entitled to his costs, Rs. 250.


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