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A. K. Roy and Another Vs. Voltas Limited. - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtSupreme Court of India
Decided On
Case Number Civil Appeal No. 47 (N) of 1972
Reported in(1973)2CTR(SC)116
AppellantA. K. Roy and Another
RespondentVoltas Limited.
Cases Referred(See Union of India vs. Delhi Cloth and General Mills
Excerpt:
- .....in question during the relevant period. apart from these sales, it also sells the articles to wholesales dealers from different parts of the country in pursuance of agreement entered into with them. the agreements with the whole sale dealers for the relevant years contained terms and conditions similar to those mentioned in exhibit a annexed to the writ petition. the agreements provided, among other things, that the dealers should not sell the articles sold to them except in accordance with the list prices fixed by the respondent would sell them the article at the list prices less 22 per cent discount, that the dealers will not be entitled to any discount on the prices of accessories mentioned in the price schedule and that the dealers should give service to the units sold in their.....
Judgment:
Mathew, J. - Voltas Ltd., the respondent here, field as writ petition before the High Court of Bombay, challenging the validity of the appellate order passed by the 1st appellant on May 2, 1967, in respect of the liability of the respondent to pay excise duty for the year 1963 and the orders of the Assistant Collector of Central Excise relating to the liability of the respondent to pay duty for the years 1962, 1964, 1965 and 1966 as also notices demanding the assessed amount of Rs. 27,57,177.19. The High Court allowed the petition. This appeal, by certificate, is against the order.

2. Voltas Ltd. is a company registered under the Companies Act. It carries on, among others, the business of manufacturing air conditioners water coolers and component parts thereof. It organises the sales of these articles from its head office at Bombay as also from its branch offices at Calcutta, Delhi, Madras, Bangalore, Cochin and Lucknow. From these offices it effects direct sales to consumers at list prices and the sales so effected came to about 90 to 95 per cent of its production of these articles in the factory in question during the relevant period. Apart from these sales, it also sells the articles to wholesales dealers from different parts of the country in pursuance of agreement entered into with them. The agreements with the whole sale dealers for the relevant years contained terms and conditions similar to those mentioned in Exhibit A annexed to the writ petition. The agreements provided, among other things, that the dealers should not sell the articles sold to them except in accordance with the list prices fixed by the respondent would sell them the article at the list prices less 22 per cent discount, that the dealers will not be entitled to any discount on the prices of accessories mentioned in the price schedule and that the dealers should give service to the units sold in their territory.

3. Excise duty on the basis of ad valorem value was imposed on air conditioners, water coolers and parts of water coolers from March 1, 1961. The respondents case was that the list price after deducting the discount of 22 per cent allowed to the wholesale dealers would constitute the 'wholesale cash price' for ascertaining the real value of the articles. This case was accepted by the excise authorities and assessments were made upto the end of 1962 on that basis.

4. In April, 1964, the Superintendent of Central Excise intimated the respondent that excise duty would be assessed and levied not on the footing of the wholesale cash price but on the basis of the retail price and, by his three order dated September, 5, 1964 and one dated September 10, 1964, he assessed the respondent to excise duty in respect of the sales on the footing of list prices for sale to consumers for the period from January 1, 1963, to December 31, 1963, and a notice of demand dated October 8, 1964, was served on the respondent calling upon it to pat the above sum. The respondent filed an appeal against the orders but that was dismissed by the 1st appellant by his order dated May 2, 1967 and this was the main order that was challenged in the writ petition.

5. The question that was canvassed before the High Court was whether the respondent was liable to be charged with excise duty on the basis of the price of the retail sale made by it directly to the consumers from its head office and branch offices under clause (b) of sec. 4 or whether it was liable to be charged on the basis of the price payable by the wholesale dealers, after deducting the 22 per cent discount, under clause (a) sec. 4 of the Central Excise and Salt Act, 1944 (hereinafter referred it as the Act)' ?

6. The High Court held that the price for which the articles were solder to the wholesale dealers less the discount allowed to them under the agreements represented the 'wholesale cash price' and that excuse duty was chargeable under sec. 4 (a) of the Act.

7. Section 4 of the Act provides :

4. Where under this Act, any article is chargeable with duty at a rate dependent on the value of the article, such value shall be deemed to be -

(a) the wholesale cash price for such an article of the like kind and quality is sold or is capable of being sold at the time of the removal of the article chargeable with duty from the factory or any other premises of manufacture or production, or if a wholesale market does not exist for such article at such place, at the nearest place where such market exists, or

(b) Where such price is not ascertainable, the price at which an article of the like kind and quality is sold or is capable of being sold by the manufacture or producer, or his agent, at the time of the removal of the article chargeable with duty from such factory or other premises for delivery at the place of manufacture or production, or if such article is not sold or is not capable of being sold at such place at any other place nearest thereto.

Explanation : In determining the agreements with the wholesale section, no abatement or deduction shall be allowed except in respect of trade discount and the amount of duty payable at the time of the removal of the article chargeable with duty from the factory or other premises aforesaid.'

7. The appellants contended that the agreements with the wholesale dealers conferred certain extra-commercial advantages upon them, and so, the sales to them were not sales to independent purchasers but to favoured ones, and, therefore, the price charged would not represent the 'wholesale cash price' as mentioned in section 4 (a) of the Act. They argued that sec. 4 (a) visualizes a wholesale market at the place of manufacture where articles of like kind and quality are sold or could be sold and that it also postulates a market where any wholesale purchaser can purchase the articles, and, so no articles of a like kind and quality were sold, at or near the place of manufacture, and as the wholesale sales were confined to the favoured buyers, there was no wholesale market at the place of manufacture. It was further argued that 'articles of a like kind and quality' is a phrase which suggests goods other than those under assessment and that one must disregard price fetched by the sale of the goods themselves.

8. We do not think that for a wholesale market to exist, it is necessary that there should be a market in the physical sense of the term where articles of a like kind or quality are or could be sold or that the articles should be sold to so called independent buryers.

9. Even if it is assumed that the latter part of sec. 4 (a) proceeds on the assumption that the former part will apply only if there is a wholesale market at the place of manufacture for a articles of a like kind and quality, the question is what exactly is the concept of wholesale market in the context. A wholesale market does not always mean that there should be an actual place where articles are sold and bought on a wholesale basis. These words can also mean the potentiality of the articles being sold on a wholesale basis. So, even if there was no market in the physical sense on the term at or near the place or manufacture where the articles of a like kind and quality are or could be sold, that would not in any way affect the existence of market in the proper sense of the term provided the articles themselves could be sold wholesale to traders, even though the articles are sold to them on the basis of agreements which confer certain commercial advantages upon them. In other words, the sales to the wholesale dealers did not cease to the wholesale sales merely because the wholesale dealers had entered into agreement with the respondent under which certain commercial benefits were conferred upon them in consideration of their undertaking to do service to the articles sold, or because of the fact that no other person could purchase the articles wholesale from the respondent. We also think that the application of clause (a) of sec. 4 of the Act does not depend upon any hypothesis to the effect that at the time and place of sale, any further articles of like kind and quality should have been sold. If there is an actual price for the goods themselves at the time and place of sale and if that is a wholesale cash price the clause is not inapplicable for want of sale of other goods of a like kind and quality.

10. The Ford Motor Company of India Limited vs. Secretary of State for India in council (1) the appellants before the Privy Council, who imported Ford Motor Vehicles from Canada to India, where they had a monopoly of the supply of those vehicles, sold them only to authorised dealers or distributors, each of whom was sole agent for a retail seller of the vehicles in a particular district. The appellants obtained from the distributors information as to their future requirements and placed consolidated order accordingly with the manufactures in Canada. The retail price charged by the distributors to the public was that stated in a price list issued by the appellants and current in the time of the arrival of vehicles in India, and the price payable by the distributors to the appellants was the same price less a discount of 20 per cent. The distributors had to pay that price before obtaining delivery, which was given 'free on rail'. On arrival in Indian the vehicles were not completely assembled, and were so delivered to the distributors, an agreed, allowance against the price being made by the appellants. On the question whether section 30 (a) or 30 (b) of the Sea Customs duty, the Privy Council held that the price charged by the appellants to the distributors excluding the assembling allowance was the 'wholesale cash price less trade discount' for which the vehicle were sold 'at the time and place of importation' within the meaning of sec. 30 (1) of that Act, the terms of which are more or less similar to those of sec. 4 (a) of the Act. This case is an authority for the proposition that mere existence of the agreement between the respondent and the wholesale dealers under which certain obligations were undertaken by them like service to the articles, would not render the price less the 'Wholesale cash price'. To put in other words, even if the articles in question were sold only to wholesale dealers on the basis of agreement and not to independent persons, that would not make the price for the sales anything other than the 'wholesale cash price' under clause (a) of sec. 30 of the Sea Customs Act, 1878, was the price of goods of a like kind and quality was negatived by the Privy Council by saying that goods under assessment may, under clauses (a) be considered as members of their own class even though at the time and place of importation there are no other members and that the price obtained for them may correctly represent the price obtainable for goods of a like kind and quality at the time and place of importation.

11. Council for the appellants submitted that the response of authority in the various High Court is in favour of the view that in order that sales might be wholesale sales, the purchasers must be independent persons :

12. In National Tobacco Co. of the India Ltd. vs. Collector of Central Excise and ors. (2) a learned single Judge of that Court held that the word 'wholesale market' must mean a place where articles are habitually sold to any person who wishes to make a purchase and that, merely because a factory manufactures the articles at a particular place and sells them there to its stockists or dealers would not, by itself, convert, it into a wholesale market and the question where there is a wholesale market at that location would depend upon a variety of question, namely, whether goods were really being sold wholesale and whether any person wishing to purchase the goods could do so at the location. The Court also said that, in order that the price may by the wholesale cash price it is necessary that the transaction should be between a manufacturer and an independent purchaser. In other words, the Court was of the view that if the transaction was between a manufacturer and a favoured purchaser the price paid by him would not be the 'wholesale case price' within the meaning of sec. 4 (a) of the Act.

13. In the Union of India vs. Vengunta Suryaprakasa Rao & Another (3), the Court said that the sale to wholesale distributors with whom the company in question had entered into agreements for sale of the articles stipulating for certain commercial advantages would not constitute the price of those sales 'wholesale cash price' as mentioned in sec. 4(a). The Court further said that since the manufacturer was not free to sell the article to others by virtue of the agreement and, as in fact, no independent sales were proved to have been made to anyone other than the authorised distributors, the sales were not sales in the wholesale market. The Court referred to the decision of the privy Council in Ford Motor Company of India Ltd. vs. Secretary of State for India in Council (1) but did not seem to have appreciated the ratio of the case.

14. In Amoo Batteries (P) Ltd., Bangalore vs. Assistant Collector, Central Excise, Bangalore and Another (4), the Court said that wholesale price means the price which a wholesale dealer, and not the retail dealer, charges for his goods when he sells them in wholesale units and what constitute wholesale unit will have to be determined with reference to the practice of the trade at the place where the goods in question or goods of a like kind and quality, are sold, or, are capable of being sold to independent buyers meaning thereby, anyone who intends to effect such purchase upon payable of proper price without restriction.

15. In the Collector of Central Excise and others vs. Shankarlal Agarwalls (5) the Court followed its earlier decision already referred to and said that the 'wholesale cash price' means the price which a wholesale dealer and not a retail dealer charges for his goods when he sells them in wholesale units in a wholesale market. The Court also said that the words whole sale market mean a place where the articles in question are habitually sold to anybody who wishes to make a purchase at wholesale price and the mere fact that a factory manufactures articles at a particular place and sells them there to stockists or dealers will not by itself convert the place of sale into a wholesale market.

16. In Prizair Corporation vs. The Collector of Central Excise (6) the Court held that a sale to a favoured buyer cannot be regarded as a sale in a wholesale market and that in the light of the language of clause (a) to sec. 4 of the Act a sale by the manufacturer at the factory, by itself, would not be sufficient to constitute the price of the sale the 'wholesale cash price.'

17. We do not think that these decisions in so far as they hold that the price of sales to wholesale dealers would not represent the 'wholesale cash price' for the purpose of sec. 4 (a) of the Act merely because advantages, are correct. If a manufacturer were to enter into agreements with dealers for wholesale sales of the articles manufactured on certain terms and conditions, it would not follow from that alone that the price for those sales would not be the 'wholesale cash price' for the purpose of sec. 4 (a) of the Act if the agreements were made at arms length and in the usual course of business.

18. There can be no doubt that the wholesale cash price has to be ascertained only on the basis of transactions at arms length. If there is special or favoured buyer to whom a specially law price is charged because of extra-commercial considerations, e.g. because he is relative of the manufacturer, the price charged for those sales would not be the wholesale cash price for levying excise under sec. 4 (a) of the Act. A sole distributor might or might not be a favoured buyer according as purely commercial basis. Once wholesale dealings at arms length are established, may not depend upon the number of such wholesale dealings. The fact that the appellant sold 90 to 95 per cent of the articles manufactured to consumers direct would not make the price of the wholesale sales of the rest of the articles any the less the wholesale cash price for the purpose of sec. 4 (a), even if these sales the less the wholesale case price for the purpose of sec. 4 (a), even if these sales were made pursuant to agreements stipulating for certain commercial advantages, provided the agreements were entered into at arms length and in the ordinary course of business.

19. The next question is : what exactly is the meaning of the terms the wholesale cash price In vacuum Oil Company vs. Secretary of State for India in Council (7), was held that the term means the price paid by retail traders on wholesale purchase. The essence of the idea is that the purchase must be a wholesale and not a retail and not a retail one. In other words, the sale must be wholesale and not a retail one in order that the price realised may be termed the wholesale cash price. In that case the appellants before the Privy Council imported at Bombay, very large quantities of lubricating oil of a particular manufacture and mark. They should it direct to numerous customers, never to dealers. The price they charged was the same whether a large or small quantity was bought, except that if a consumer contracted to buy from them all his requirements for a year, he was entitled to a discount from 2 1/2 to 15 per cent according to the quantity was sold in Bombay. On the question whether the appellant was bound to pay customs duty on the basis of clause (a) or clause (b) of sec. 30 of the Sea Customs Act, 1878, the Privy Council held that since the sales were to customers direct, the real value of the goods cannot be ascertained under clause (a) of sec. 30 that clause (b) of sec. 30 was applicable. Their Lordships said that in determining the price which is to represent the real value of the goods to be taxed, 'the price must be conservative in every respect and free in particular from any loading from any post importation charges incurred in relation to the goods'. 'The price is to be a price for goods, as they are both at the time and place of importation. It is to be a cash price, that is to say a price free from any augmentation for credit or other advantage allowed to be buyer it is to be a net price, that is to say it is a price less tread discount. Their Lordships, therefore, held that the words the wholesale price were used in the section in contra distinction to a retail price, and that not only on the ground that such is a well recognised meaning of the words but because their association with the words trade discount indicates that sales to the trade are those in contemplation and also because only by attaching that meaning to the word is the wholesale price relieved of the loading representing post importation expenses which, as a matter of business must always be charged to the consumer, and which are eliminated.

20. Excise is a tax on the production and manufacture of goods (See Union of India vs. Delhi Cloth and General Mills (8). Section 4 of the Act therefore provides that the real value should be found after deducting the selling cost and selling profits and that the real value can include only the manufacturing cost and the manufacturing profit. The section makes it clear that excise is levied only on the amount representing the manufacturing cost plus the manufacturing profit and excludes post-manufacturing operation, namely selling profits. The section postulates that the wholesale price should be taken on the basis of cash payment thus eliminating the interest involved in wholesale buyer for a period of time and that the price has to be fixed for delivery at the factory gate thereby eliminating freight, octroi and other charges involved in the transport of the articles. As already stated it is not necessary for attracting the operation of sec. 4 (a) that there should be a large number of whole-sale sales. The question of goods sold by a manufacturer on wholesale basis is entirely irrelevant. There are facts that such sales may be few or scanty does not alter the true position.

21. The appellant contended that 22 per cent discount allowed under that agreements with the wholesale dealers was not trade discount on the ground that there was no evidence to show that the discount allowed was trade discount within the meaning of the Explanation to s. 4. There was no contention by the appellants before the High Court that the discount allowed to the wholesale dealers was not trade discount. The whole argument before the High Court proceeded on the basis that direct sales by the respondent to consumers constituted the major portion of the sales and that the sales to the wholesale dealers only represented a minor portion and, therefore, the price charged for the sales to wholesale dealers would not represent the wholesale cash price of the articles sold. No date was placed before the High Court by the appellant to show that the 22 per cent discount did not represent trade discount is a percentage deduction from the regular list or catalogue price of goods. As there was no case for the appellants that there was no case for the appellants that there was any secret arrangement between the wholesale dealers and the respondent in respect of the sales to them or that the price of the articles was under-stated in the agreements or that any extra-commercial advantages to the dealers were taken into account in fixing the price, we do not think that we should go into the question whether the discount allowed to the wholesale dealers was 'trade discount' or not for the purpose of the Explanation.

23. We think the High Court was right in its conclusion. We dismiss the appeal but the circumstances make no order as to cost.


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