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The State of Tamil Nadu Represented by the Deputy Commissioner (C.T.) Vs. Saraswathy Kurwath Damodaran Legal Heir of Kurwath Damodaran Propretrix CochIn Fish Canning Company - Court Judgment

LegalCrystal Citation
SubjectSales Tax
CourtChennai High Court
Decided On
Reported in(1978)1MLJ43
AppellantThe State of Tamil Nadu Represented by the Deputy Commissioner (C.T.)
RespondentSaraswathy Kurwath Damodaran Legal Heir of Kurwath Damodaran Propretrix CochIn Fish Canning Company
Cases ReferredDistrict Controller of States v. A.C. Taxation Officer
Excerpt:
- - we are clearly of the opinion that having regard to the fact that the import of paper and paper boards is directly referable to and as a matter of fact was dependent upon, the export of sea food in which the late kurwath damodaran was dealing the sale of paper and paper boards was a transaction in connection......in kerala. under the export promotion scheme be obtained an import licence for import of paper and paper boards in respect of the export of sea foods made by him. he utilised that licence by importing paper and paper boards and sold the same to basanth paper house, madras. the turnover with reference to this transaction was rs. 49,358.57 and sales tax was assessed at 2 per cent. thereof. the dealer preferred an appeal to the appellate assistant commissioner and the appellate assistant commissioner dismissed the appeal. when the respondents preferred a further appeal to the sales tax appellate tribunal, the tribunal allowed the appeal. the tribunal held that the late kurwath damodaran being a dealer in sea food cannot have any intentions to carry on business in paper and paper boards and.....
Judgment:

M.M. Ismail, J.

1. The State of Tamil Nadu has preferred this Tax Revision Petition under Section 38 of the Tamil Nadu Act (I of 1959) against the order of the Sales Tax Appellate Tribunal dated 19th January, 1971. The predecessor-in-interest of the respondent herein was dealing in sea foods in Kerala. Under the export promotion scheme be obtained an import licence for import of paper and paper boards in respect of the export of sea foods made by him. He utilised that licence by importing paper and paper boards and sold the same to Basanth Paper House, Madras. The turnover with reference to this transaction was Rs. 49,358.57 and sales tax was assessed at 2 per cent. thereof. The dealer preferred an appeal to the Appellate Assistant Commissioner and the Appellate Assistant Commissioner dismissed the appeal. When the respondents preferred a further appeal to the Sales Tax Appellate Tribunal, the Tribunal allowed the appeal. The Tribunal held that the late Kurwath Damodaran being a dealer in sea food cannot have any intentions to carry on business in paper and paper boards and he had to sell such goods as he obtained under import licence and that being a solitary transaction and as Kurwath Damodaran was not a dealer in paper and paper boards, the transaction in question cannot be stated to be a sale in the course of business of Kurwath Damodaran, and under those circumstances the transaction not being a sale in the course of business was not taxable under the Act. It is the correctness of this decision of the Tribunal that is challenged by the State.

2. A perusal of the order of the Tribunal shows that on behalf of the respondent only three points were urged before the Tribunal. One was that the sale in question is in the course of import and hence not liable to sales tax under the Tamil Nadu General Sales Tax Act, 1959. The second was that the sale in question was an outside State sale and therefore not liable to tax under the Tamil Nadu Act. The third was that the assessee was not a dealer in paper and it is an isolated transaction and so it cannot be considered as a sale in the course of his business. The Tribunal held against the dealer on the first two grounds and only with regard to the third ground it accepted the case of the respondent. Consequently, the question that arises for consideration in this tax revision petition is whether the conclusion of the Tribunal or the third point urged on behalf of the respondent is correct or not. This in turn will depend upon the definition of the term dealer and 'business' under the Tamil Nadu Act. Section 2(d) defines the expression 'business' as follows:

2(d) 'business' includes:...

(i) any trade, commerce or manufacture or any adventure or concern in the nature of trade, commerce or manufacture, whether or not such trade, commerce, manufacture, adventure or concern is carried on with a motive to make gain or profit and whether or not any profit accrues from such trade, commerce, manufacture, adventure or concern; and

(ii) any transaction in connection with, or incidental or ancillary to, such trade, commerce, manufacture, adventure or concern.

The term 'dealer' is defined in Section 2(g) as follows:

'dealer' means any person who carries on the business of buying, selling, supplying or distributing goods, directly or otherwise, whether for cash, or for deferred payment, or for commission, remuneration or other valuable consideration, and includes:

(i) a local authority, company or Hindu undivided family, which carries on such business;

(ii) a casual trader;

(iii) a commission agent, a broker or a del credere agent, or an auctioneer or any other mercantile agent, by whatever name called, who carries on the business of buying, selling, supplying or distributing goods on behalf of any principal;

(iv) every local branch of a firm or company situated outside the State.

Explanation (1): A society (including a co-operative society) club or firm or an association which, whether or not in the course of business, buys, sells, supplies or distributes goods from or to its members for cash, or for deferred payment, or for commission, remuneration or other valuable consideration, shall be deemed to be a dealer for the purposes of this Act:

Explanation (2): The Central Government or any State Government which whether or not in the course of business, buy, sell, supply or distribute goods, directly or otherwise, for cash, or for deferred payment, or for commission, remuneration or other valuable consideration, shall be deemed to be a dealer for the purposes of this Act.

It may be seen that this definition of the term 'business' introduced into the Act by an amendment of 1964 is very wide. The first part of the definition of the term 'business ' refers to any trade, commerce or manufacture or any adventure or concern in the nature of trade, commerce or manufacture. But the second part of this definition refers to any transaction in connection with, or incidental or ancillary to, such trade, commerce, manufacture, adventure or concern, the word 'such' referring back to the trade, commerce or manufacture or any adventure or concern mentioned in the first part. In this case, the import licence obtained by the dealer was a direct result of export of sea food and the sale of paper and paper boards so imported was thus intimately connected with his business in sea food. The Tribunal was certainly wrong in stating that the late Kurwath Damodaran being a dealer in sea foods cannot have any intention to carry on business in paper and paper boards. As a matter of fact, the paper and paper boards imported by him could not have been used as a raw material in any other business activity he was carrying on and consequently even at the time when he imported the paper and paper boards against the import licence he did so with the intention of selling the paper and paper boards so imported. Consequently there can be no doubt whatever that he intended to sell paper and paper boards imported against the import licence. The only other question that arises for consideration is whether this transaction viz., the sale of imported paper and paper boards to Basanth Paper House, Madras can be said to be a transaction connected with or incidental or ancillary to the trade, commerce manufacture, adventure; or concern mentioned in the first; part of the definition and in this case the business in sea foods which the late Kurwath Damodaran was admittedly carrying on. We are clearly of the opinion that having regard to the fact that the import of paper and paper boards is directly referable to and as a matter of fact was dependent upon, the export of sea food in which the late Kurwath Damodaran was dealing the sale of paper and paper boards was a transaction in connection. with or incidental or ancillary to the business in sea foods which the late Kurwath Damodaran was carrying on. This view of ours derives support from the decision of the Supreme Court in The State of Tamil Nadu v. Burmah Shell Co. Ltd. : [1973]2SCR636 , and in District Controller of States v. A.C. Taxation Officer : AIR1976SC489 ,

3. The learned Counsel for the respondent contended before us that the definition of the term 'total turnover' occurring in Section 2(g) of the Tamil Nadu Act requires a person to have a place of business in the State for attracting the liability to tax and in this case the late Kurwath Damodaran did not have a place of business in the State when he sold the paper and paper boards in Tamil Nadu State and consequently he cannot be held liable to sales tax on the turnover relating to the sale of paper and paper boards in the State. It is not necessary for us to consider the correctness or otherwise of this contention because such a contention was not advanced before the Tribunal and the Tribunal therefore had no occasion to consider the same. It is not as if the question is a pure question of law because this will involve an investigation into as to whether the late Kurwath Damodaran had a place of business in Tamil Nadu State or not. Under these circumstances, the tax revision petition is allowed and the order of the Tribunal is set aside and the assessment on the turnover of Rs. 49,358.75 at 2 percent, made by the Assessing Authority as confirmed by the Appellate Authority is restored. There will be no order as to costs.


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