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Trichinopoly Tennore Hindu Permanent Fund Ltd. Vs. Commissioner of Income-tax, Madras. - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtChennai
Decided On
Case NumberO.P. No. 173 of 1936
Reported inAIR1938Mad148; 173Ind.Cas.998; [1937]5ITR703(Mad)
AppellantTrichinopoly Tennore Hindu Permanent Fund Ltd.
RespondentCommissioner of Income-tax, Madras.
Cases ReferredThe Leeds Permanent Benefit Building Society v. Mallandaine
Excerpt:
- - in the case before us like wise borrowers become members, but the holders of ordinary shares are members in name only. this is clearly erroneous......nominal capital was originally rs. 2,99,970 made up as follows :- (1) 1800 fully paid-up permanent shares of rs. 50 each, amounting to rs. 90,000 (2) 2333 term shares of rs. 90 each payable in 45 monthly installments of rs. 2 amounting to rs. 2,90,970. after the alteration of the memorandum and the articles of association, the nominal capital of the company was rs. 9,90,000 divided into seven classes of shares, namely :-rs.(a)1800 fully paid up 'permanent' shares of rs. 50 each amounting to90,000(b)2120 'original' term shares of rs. 90 each payable in 45 consecutive monthly calls of rs. 2 amounting to...1,90,800(c)400 'a' class term shares of rs. 93 each payable in 31 consecutive monthly calls of rs. 3 amounting to...37,200(d)2880 'b' class term shares of rs. 90 each payable in.....
Judgment:

The real question involved in this reference is whether the Trichinopoly Tennore Hindu Permanent Fund Ltd., a company registered under the Indian Companies Act, is a banking concern or a mutual benefit society. The question was raised on a former occasion, namely, in respect of the income tax year 1925-26. The income tax authorities then treated the Company as an ordinary banking concern and taxed and it on the basis. At the instance of the Company the question was referred by the Commissioner of Income tax to this Court which decide that the Income tax authorities had taken the correct view. (The Trichinopoly Tennore Hindu Permanent Fund Ltd. v. The Commissioner of Income Tax, Madras, 2 Income tax Cases 386). After this decision had been given the company took steps to alter its memorandum and articles of association, in the original memorandum the objects of the company were stated to be :- '(a) to enable persons to save money : (b) to enable persons to secure loans at favorable rates of interest on sufficient securities; and (c) to do all such either things as are incidental or conductive to the attainment of the above objects'. For the word 'persons' the word 'members' was substituted. The company had made considerable profits out of landing money to non-members and this was the reason for the decision that the company was a banking concern and not a mutual benefit society.

The nominal capital was originally Rs. 2,99,970 made up as follows :- (1) 1800 fully paid-up permanent shares of Rs. 50 each, amounting to Rs. 90,000 (2) 2333 term shares of Rs. 90 each payable in 45 monthly installments of Rs. 2 amounting to Rs. 2,90,970. After the alteration of the memorandum and the articles of association, the nominal capital of the company was Rs. 9,90,000 divided into seven classes of shares, namely :-

Rs.

(a)

1800 fully paid up 'Permanent' shares of Rs. 50 each amounting to

90,000

(b)

2120 'Original' term shares of Rs. 90 each payable in 45 consecutive monthly calls of Rs. 2 amounting to...

1,90,800

(c)

400 'A' class term shares of Rs. 93 each payable in 31 consecutive monthly calls of Rs. 3 amounting to...

37,200

(d)

2880 'B' class term shares of Rs. 90 each payable in 45 consecutive monthly calls of Rs. 2 amounting to...

2,59,000

(e)

4600 'C' class term shares of Rs. 83 each payable in 83 consecutive monthly calls of Rs. 1 amounting to...

3,81,800

(f)

500 'Reserve' shares of Rs. 50 each payable in 10 calls of Rs. 5 each, Rs. 5 on application and the remaining calls whenever required on not less than I months notice, amounting to...

25,000

(g)

6000 'Ordinary' shares of Re. 1 each of fully paid amounting to...

6,000

9,90,000

A person who required a loan had under the altered articles to become a member, but he could become a member on payment : of one rupee, which he was entitled to withdraw at the end of two years. In passing I should mention that it is conceded that the ordinary shares have been issued to persons who under the former scheme would have been non-member borrowers. After the memorandum and the articles had been altered, the company contended that it was in fact a mutual benefit society, and therefore, its income was not taxable. The contention was accepted for the years 1928-29, 1929-30 but 1930-31, but in respect of the 1931-32 assessment the income tax authorities reconsidered the question and came to the conclusion that the company was in reality still a banking concern. In accordance with this decision they reopened the assessment for the year 1930-31. In respect of the year 1930-31 the Income tax officer assessed the company on an income of Rs. 24,458 which was subsequently enhanced to Rs. 24,995. Thereupon the company asked the Commissioner of Income tax to state a case to this court under the provisions of Sec. 66 of the Act, but Commissioner declined to do so. An application was then made Sec. 66(3) of the Act to this Court and Commissioner was directed to state a case on the following questions :-

(i) Whether the assessment of the Petitioner to income-tax upon a sum of Rs. 24,995 for the year 1930-31 is valid and maintainable ?

(ii) Whether the present case is not governed by the decision in 47 Madras 1 and whether the petitioner is not therefore liable to pay income-tax ?

(iii) Whether the petitioner is not entitled to claim in computing the assessable income a deduction of the amount paid to the shareholders and subscribers in excess of their contribution as being interest on borrowed capital within Sec. 10(2)(iii) of the Act ?

(iv) Whether the Income-tax authorities are precluded in law from levying income tax on the petitioner having regard to the fact that the petitioner was recognised and treated by them as a mutual benefit society and exempted from payment of income tax since the year 1927 ?

(v) Whether the assessment of the petitioner of the year 1930-31 under Sec. 34 of the Act is valid and maintainable ?

It will be convenient to take questions (i) and (ii) together. The case referred to in 47 Madras I is that of the Board of Revenue v. The Mylapore Hindu Permanent Fund Ltd. There the capital of the society was made up solely of periodical investments by its members and the income of the society was mainly derived from interest on loans given to its members, every one of whom was by the rules eligible to take loans. It was held that such income-tax Act, 1918. The Trichinopoly Tennore Hindu Permanent Fund Ltd., however, differs in material respects from the Mylapore Hindu Permanent Fund Ltd. The company obtained, as I have already mentioned. Considerable income from loans to non-members. No doubt it now only given loan to persons who become 'members,' but it is said that the membership is in many cases merely nominal and that the company carries on in reality the same business as it did before the memorandum and the articles of association were altered. It appears to us that there is much substance in this contention.

A person who wants a loans can obtain one from this company if he pays one rupee for a share, and he is entitled to have that one rupee paid back to him at the end of two years, out of a gross income of Rs. 33,954-7-8 for the nine months ended March 31, 1930, a sum of Rs. 14,217-13-9 represented interest on loans granted to persons who had each acquired an ordinary share of the rupee and only Rs. 139-11-4 was paid to these persons by way of dividend. The holders of permanent shares received in dividends Rs. 6,542-2-6, the holders of original term shares Rs. 5,550-9-5, the holders of 'B' class term shares Rs. 3,660-5-9 and holders of 'C' class term shares Rs. 3,338-9-5. In other words, the large shareholders, the nominal members, those who had taken one rupee shares, invested practically nothing and consequently nothing was a paid to them out of the profits either by way of dividend or in reduction of interest. By borrowing from the company they made for the company large profits, in which they were not allowed to share. In the circumstance it is impossible for the company to contend that it is a mutual benefit society and its income is not taxable.

A very similar question to the one which arises was dealt with in the case of The Leeds Permanent Benefit Building Society v. Mallandaine (1897, 2 Q.B. page 402). This Society consisted of members who held one or more shares or one or more fifty parts of a shares and the shares were divided into two classes : (1) investors shares and (ii) borrowers shares. The members were divided into classes according to the shares they held. The society AIDI lent money to its members at a fixed rate of interest. The payment of the loans was by weekly payments of a fixed sum, which covered both principal and interest. No deduction was allowed by the Income tax authorities to be made by the borrower in respect of income tax and the society was assessed on the interest it received as being interest money within Sec. 2 of the Income tax Act, 1853. On a case being state it was held that the expression 'interest of money' in Sec. 2 of that Act, was not restricted to annual interest and that the interest received by the society was not in respect of a loan on land, but of a contract relating to interest of money lent, and was therefore, assessable in their hands to income-tax. In the case before us like wise borrowers become members, but the holders of ordinary shares are members in name only. Their membership does not in any sense give them the benefits of membership of a mutual benefits society. Therefore, we consider that the answer to question No. (i) should be in the affirmative and the answer to Question No. (ii) should be that it is not governed by the Mylapore Fund case.

The answer to Question No. (iii) has been correctly stated by the Commissioner of Income-tax in his reference. He points out that there is no payment of interest to shareholders or subscribers on the capital subscribed by them. The company pays dividends to its members and these are dependent on the earning of profits. The sums so paid are not in the nature of interest on borrowed capital which is allowable under Sec. 10(2)(iii) of the Act. The company, is, therefore, not entitled to claim a deduction in respect of these sums.

Questions (iv) and (v) can also be taken together. What is really contended for here is that the doctrine of res judicata operates in respect of an assessment made by an Income-tax Officer. This is clearly erroneous. The Income-tax Officer does not constitute a Court, and, therefore, the doctrine can have no application. But his assessments are final, unless they can be reopened under some provision of the Act. Consequently, the answer to the Question No. (iv) is in the negative and the answer to the Question No. (v) is in the affirmative.

As the reference has been answered in favour of the Commissioner of Income-tax he will be entitled to costs, which we fix at Rs. 250.

Reference answered accordingly


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