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P. A. Raju Chettiar and Brothers Vs. Commissioner of Income-tax, Madras. - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtChennai
Decided On
Case NumberC.M.P. No. 1371 of 1949
Reported in[1949]17ITR353(Mad)
AppellantP. A. Raju Chettiar and Brothers
RespondentCommissioner of Income-tax, Madras.
Cases ReferredTata Iron and Steel Co. Ltd. v. Chief Revenue Authority of Bombay
Excerpt:
- .....a judgment 'to which this act applies' is defined in section 2(b) of the act as 'any judgment, decree or final order of a high court in a civil case from which a direct appeal could have been brought to his majesty in council, either with or without special leave, if this act had not been passed.' undoubtedly, the judgment of this court was passed in a civil case, because the category of civil cases excludes only criminal cases form the applications of the enactment. the question then is whether the judgment sought to be appealed against is the judgment from which a direct appeal could have been brought to his majesty in council. there can be only one answer to this question, and that answer rests upon the language of section 66a(2) of the indian income-tax act, which runs thus :-'an.....
Judgment:

The Order of the Court was made by

RAJAMANNAR, C.J. - This is an application for leave to appeal to the Federal Court against the judgment of this Court in Referred Case No. 19 of 1946. As a question arose before us and was discussed whether an appeal lay to the Federal Court against the judgment of this Court, we may deal with the point briefly.

Under Section 3 of the Act I of 1948, as from the appointed day, that is, the first day of February, 1948, an appeal shall lie to the Federal Court from the any judgment to which the said Act applies. A judgment 'to which this Act applies' is defined in Section 2(b) of the Act as 'any judgment, decree or final order of a High Court in a civil case from which a direct appeal could have been brought to His Majesty in Council, either with or without special leave, if this Act had not been passed.' Undoubtedly, the judgment of this Court was passed in a civil case, because the category of civil cases excludes only criminal cases form the applications of the enactment. The question then is whether the judgment sought to be appealed against is the judgment from which a direct appeal could have been brought to His Majesty in Council. There can be only one answer to this question, and that answer rests upon the language of Section 66A(2) of the Indian Income-tax Act, which runs thus :-

'An appeal shall lie to His Majesty in Council from any judgment of the High Court delivered on a reference made under Section 66 in any case which the High Court certifies to be a fit one for appeal to His Majesty in Council.'

The judgment of this Court was such a judgment delivered on a reference made under section 66. It is clear, therefore, that an appeal will lie to the Federal Court under the provisions of Act I of 1948.

The ruling of the Judicial Committee in Tata Iron and Steel Co. Ltd. v. Chief Revenue Authority of Bombay, was brought to our notice. In that case, it was held that no appeal lay to the Privy Council under clause 39 of the Letters Patent of the Bombay High Court from a decision of the High Court upon a case stated and referred to it by the Chief Revenue Authority under Section 51 of the Indian Income-tax Act of 1918. From the elaborate discussion of their Lordships and from the final conclusion, it becomes abundantly clear that the ratio decidendi of that decision was that the decision or judgment or order made by the High Court under Section 51 of the Income-tax Act, 1918, was merely advisory, and not in the proper and legal sense of the term final. It was necessary for their Lordships to discuss the import of the word 'final,' because in clause 39 of the Letter Patent the words are 'from any final judgment, decree or order.' It may be noticed that according to the definition contained in Section 2(b) of Act I of 1948 'judgment to which this Act applies 'means' any judgment, decree or final order 'and not' any final judgment, decree or order'. The difference in the language makes the ruling of the Privy Council in the Bombay case in applicable to the present application.

In our opinion, the question raised before this Court was of considerable importance, and we certify that this is a fit case for appeal to the Federal Court. The application is granted.

Application allowed.


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