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Commissioner of Income-tax Vs. H. Rajan and H. Kannan (L. Rs. of Late K. Damodaran Nair) - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtChennai High Court
Decided On
Case NumberTax Case No. 241 of 1975 (Reference No. 199 of 1975)
Judge
Reported in[1984]149ITR545(Mad)
ActsIncome Tax Act, 1961 - Sections 2(47) and 45
AppellantCommissioner of Income-tax
RespondentH. Rajan and H. Kannan (L. Rs. of Late K. Damodaran Nair)
Appellant AdvocateJ. Jayaraman and ;Nalini Chidambaram, Advs.
Respondent AdvocateK. Srinivasan, Adv.
Excerpt:
- - hyath batcha sahib [1969]72itr528(mad) ,there is no sale in a case like this......buses had been taken over by the firm. this difference of rs. 53,740 was brought under the head ' capital gains '. in addition, the route permits were valued at rs. 1,00,000 and this amount was also brought under the head 'capital gains'. the total capital gains thus arrived at amounted to rs, 1,53,740. the aac, on appeal, while upholding the validity of the assessment reduced the quantum of the capital gains as assessed by the ito. the assessee took the matter on appeal to the tribunal contesting the levy of capital gain. the tribunal, following the decision of this court in cit v. janab n. hyath batcha sahib : [1969]72itr528(mad) , came to the conclusion that there was no transfer as envisaged in 's. 45 read with a. 2(47) of the i.t. act. in this view, the amount of capital gain.....
Judgment:

Sethuraman, J.

1. This reference is at the instance of the Commissioner of Income-tax, Tamil Nadu IV, Madras, and is under Section 256(1) of the I.T. Act.

2. The following question has been referred :

'Whether, on the facts and in the circumstances of the case, it has been rightly held that there was no transfer of assets in the assessee's case within the meaning of Section 2(47) read with Section 45 of the Income-tax Act, 1961 ?'

3. The assessment year under consideration is 1968-69, for which the previous year ended on March 31, 1968. One Damodaran Nair was carrying on business in bus service under the name and style of Andavar Transports, Devakottai, till March 31, 1967. On April 1, 1967, he converted the individual business into a partnership business in which he and his two nephews, H. Rajan and H. Kannan Unni, were the, partners. Damodaran Nair had a half share in the firm and others had one-fourth share each. The ITO was of the view that the buses along with routes had been transferred by Damodaran Nair to the partnership at the same value as they stood in the books of Damodaran Nair. The ITO was of the opinion that the transfer was for less than the market value. He took the (market) value of the buses at Rs. 3,00,000 as against the book value of Rs. 2,46,260 for which the buses had been taken over by the firm. This difference of Rs. 53,740 was brought under the head ' Capital gains '. In addition, the route permits were valued at Rs. 1,00,000 and this amount was also brought under the head 'Capital gains'. The total capital gains thus arrived at amounted to Rs, 1,53,740. The AAC, on appeal, while upholding the validity of the assessment reduced the quantum of the capital gains as assessed by the ITO. The assessee took the matter on appeal to the Tribunal contesting the levy of capital gain. The Tribunal, following the decision of this court in CIT v. Janab N. Hyath Batcha Sahib : [1969]72ITR528(Mad) , came to the conclusion that there was no transfer as envisaged in 's. 45 read with a. 2(47) of the I.T. Act. In this view, the amount of capital gain assessed was directed to be deleted. It is this order of the Tribunal that has given rise to the question extracted already.

4. In CIT v. Janab N. Hyath Batcha Sahib : [1969]72ITR528(Mad) , the assessee was carrying on business as an individual in forest contracts. He converted the same into a partnership with another. In addition to the capital contributed by each partner, the capital account of the assesses was credited with a further sum of Rs. 15,000 being the agreed value of three lorries owned by the assessee and taken over by the firm. As the written down value of the lorries was only Rs. 2,558, the ITO treated the difference of Rs. 12,442 as profit of the assessee under Section 10(2)(vii) of the Indian I.T. Act, 1922. In considering the applicability of this provision, this court held that there was no sale of the lorries and that there was no profit made by the assessee.

5. The applicability of this decision to the interpretation of the provisions of the I.T. Act of 1961, came up for consideration in D. Kanniah Pillai v. CIT : [1976]104ITR520(Mad) . In that case, there was a conversion of the joint family business into a partnership business and the assets were taken over by the partnership firm. The question was whether the provisions of Sections 41(2) and 45 were applicable to the assets taken over by the firm from the joint family. This court held with reference to Section 45 that no question of capital gains arose. The reasons for this conclusion were the same as those which applied to profit under Section 41(2), which corresponds to Section 10(2)(vii) of the 1922 Act. Section 45 of the Act of 1961 envisages levy of tax on profits and gains arising from the transfer of a capital asset effected in the previous year. The expression 'transfer' has been defined in Section 2(47) of the I.T. Act, and it runs as follows :

' 'Transfer', in relation to a capital asset, includes the sale, exchange or relinquishment of the asset or the extinguishment of any rights therein or the compulsory acquisition thereof under any law.'

6. As held in CIT v. Janab N. Hyath Batcha Sahib : [1969]72ITR528(Mad) , there is no sale in a case like this. There is no exchange either. Nor is there any relinquishment of the asset or any extinguishment of any rights therein. In a partnership, a partner does not completely divest himself of his rights in the property, which is a partnership asset so as to result in relinquishment. He has a community of interest in the assets of the firm and, therefore, these expressions, viz., 'relinquishment of, the asset: or the extinguishment of any rights therein ' cannot apply. It will consequently follow that there is no ' transfer ' as contemplated by Section 2(47) attracting the liability under Section 45 also.

7. Following those decisions, we answer the question referred to us in the affirmative and in favour of the assessee. There will be no order as to costs.


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