Skip to content


Champalal JaIn Vs. Deputy Commercial Tax Officer, Esplanade Ii Division - Court Judgment

LegalCrystal Citation
SubjectSales Tax
CourtChennai High Court
Decided On
Case NumberWrit Petition No. 131 of 1970
Judge
Reported in[1972]30STC391(Mad)
AppellantChampalal Jain
RespondentDeputy Commercial Tax Officer, Esplanade Ii Division
Appellant Advocate S.V. Subramaniam, Adv. for ;Subbaraya Aiyar, ; Sethuraman and ;Padmanabhan, Advs.
Respondent Advocate K. Venkataswami, the First Assistant Government Pleader
DispositionPetition dismissed
Excerpt:
- .....to the godown of the petitioner, there was a check post. on a check made, as usual, by the check post officer, there was no delivery note in form no. xx as prescribed in the act and, therefore, the check post officer was of the view that the petitioner contravened section 44 of the act and in consequence, committed an offence punishable under section 45(2)(d) of the act. it was in this context that the notice referred to by me earlier was issued.3. as already stated, the petitioner paid the amount more or less under protest in order to remove his goods detained at the check post; and without exhausting his alternative remedy by filing a revision petition against the order in question to the deputy commissioner of commercial taxes under section 32 of the act, he has come to this court.....
Judgment:

Madras Ramaprasada Rao, J.

1. A notice dated 12th July, 1969, was issued by the Deputy Commercial Tax Officer, Esplanade II Division, Madras, stating that the petitioner has committed an offence punishable under section 45(2)(d) of the Tamil Nadu General Sales Tax Act, 1959 (hereinafter referred to as the Act). He was given an option to compound the offence by paying a sum of Rs. 1,000. The petitioner, for the first time, attempted to pay the amount by cheque, but under protest. This was not received. In those circumstances, the petitioner was obliged to pay the said sum of Rs. 1,000 in cash and take back the goods which were detained at the check post. With this background, the petitioner has filed this petition for the issue of a writ of mandamus directing the respondent to refund the said sum of Rs. 1,000 so collected from him.

2. The short facts are as follows : The petitioner is a registered dealer both under the Tamil Nadu General Sales Tax Act as well as the Central Sales Tax Act. On 12th July, 1969, he was removing certain brass sheets and circles weighing about 2 1/2 tons manufactured in his factory at Basin Bridge called 'M/s. Mahaveer Metal Industries' to his godown at No. 83, Mulla Sahib Street, Madras-1. In the course of transit from the place of manufacture to the godown of the petitioner, there was a check post. On a check made, as usual, by the Check Post Officer, there was no delivery note in Form No. XX as prescribed in the Act and, therefore, the Check Post Officer was of the view that the petitioner contravened Section 44 of the Act and in consequence, committed an offence punishable under Section 45(2)(d) of the Act. It was in this context that the notice referred to by me earlier was issued.

3. As already stated, the petitioner paid the amount more or less under protest in order to remove his goods detained at the check post; and without exhausting his alternative remedy by filing a revision petition against the order in question to the Deputy Commissioner of Commercial Taxes under Section 32 of the Act, he has come to this court for the relief aforesaid.

4. In order to verify whether the facts pleaded by the petitioner were true, I called upon the petitioner to produce the relevant documents in evidence of his plea that the goods were being transported from the place of manufacture to his godown and that they were never intended for 'sale' at the moment when they passed the check post, nor did they move pursuant to a 'contract of sale'. On verification in court in the presence of the learned Government Pleader it is seen that the petitioner's factual contention appears to be correct. If this is so, it is doubtful whether in such circumstances and having regard to the record in this case, an offence under Section 44 of the Act has been committed at all. In my view, the petitioner has not transgressed any provision of law.

5. If it is discovered that while a person is transporting goods touching a check post en route and if such transport is merely to house the manufactured goods in the godown of the manufacturer and if that is established by clinching and acceptable evidence, then it cannot (sic) be said that neither Section 44 of the Act nor the prescriptions therein have been transgressed. Section 44, though not expressly, by necessary implication, deals with a situation where the goods carried by the relative vehicles are subject to a 'sale' or are intended for delivery pursuant to a sale. This appears to be clear from Section 44(1) of the Act. This sub-section says that the owner or the other person, in charge of the goods vehicle shall carry with him a bill of sale or delivery note. The former implies that there was a prior sale which occasioned the movement and the latter presupposes that there was a purchase from a vendor. In any event, this sub-clause would apply only in a situation where the goods are in the course of transit pursuant to a sale or purchase of goods. It is in this context that I made the observation as above, viz., that if the transit is only for the purpose of depositing the manufactured goods of the dealer in his godown for custody, then, in such circumstances, it cannot be assumed that there was a prior 'sale' or a 'purchase', as is popularly understood, which would compel the owner or the person in charge of the goods vehicle to present a bill of sale or delivery note to the Check Post Officer. It was not possible, in the instant case, for him to do so, because, the goods were not subject to sale or purchase either at the time they started movement or at the time they were checked by the checking officer at the check post.

6. In the instant case, the facts supported by record establish that there was no such sale or purchase of the goods sought to be transported on the relevant date.

7. I am not, however, inclined to issue the rule at this stage, because, the position was not approached from this angle by the checking officer. I am inclined to direct the petitioner to file a regular revision petition before the Deputy Commissioner of Commercial Taxes under Section 32 of the Act who shall entertain the revision without rejecting it on the ground of delayed presentation and deal with it in accordance with law and in the light of the observations above made. The revision petition shall, however, be filed by the petitioner within two weeks from this date. In view of the pendency of this writ petition in this court and as the petitioner is entitled to relief, the Deputy Commissioner of Commercial Taxes will take up the revision as and when it is filed and dispose of the same within two months from the date of such filing.

8. With the above directions, this writ petition is dismissed. No costs.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //