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Sadhucharan Roy Chowdhry and Others, in Re. - Court Judgment

LegalCrystal Citation
SubjectDirect Taxation
CourtKolkata
Decided On
Reported in[1935]3ITR114(Cal)
AppellantSadhucharan Roy Chowdhry and Others, in Re.
Cases ReferredAttorney General v. Borrodaille.
Excerpt:
- lord williams, j. - in the case the facts found are that the assessee purchased the sulkea jute press is 1907, and worked it until 1930. in 1931 he leased it out for a term of one year to the sulkea jute pressing co., ltd. - a private company in which he holds more than 60 per cent. of the shares, and that lease is subsisting, the lessee holding over under the terms of the lease. those terms, inter alia, are :(a) you shall pay us a net annual of rs. 22,500 only payable as follows, i.e. rs 2,500 to be paid the 31st day of august, 1931 and the balance by four instalments of rs. 5,000 each on the 1st november, 1931, 1st february, 1st may and 1st august, 1931.(b) during the said period of one year, we shall only pay the rents payable to the superior landlords and you shall pay the municipal.....
Judgment:

Lord Williams, J. - In the case the facts found are that the assessee purchased the Sulkea Jute Press is 1907, and worked it until 1930. In 1931 he leased it out for a term of one year to the Sulkea Jute Pressing Co., Ltd. - a private company in which he holds more than 60 per cent. of the shares, and that lease is subsisting, the lessee holding over under the terms of the lease. Those terms, inter alia, are :

(a) You shall pay us a net annual of Rs. 22,500 only payable as follows, i.e. Rs 2,500 to be paid the 31st day of August, 1931 and the balance by four instalments of Rs. 5,000 each on the 1st November, 1931, 1st February, 1st May and 1st August, 1931.

(b) During the said period of one year, we shall only pay the rents payable to the superior landlords and you shall pay the municipal taxes, Fire Brigade license and all other outgoing and public charges.

(c) You shall carry out all repairs to the engines, machineries and plants, godowns and buildings during the said period at your own expenses.

The assessees income from this source was assessee under Section 12 as income from 'other sources'. He claimed to be assessee under Section 10 as upon profits or gains of business and to entitled to an allowance for depreciation under Section 10(2)(vi). The assessee had another Jute Press which he purchased in 1915 and worked until 1921, when he leased it out until 1930, and subsequently, after a years vacancy, leased it out again.

The Commissioner decided against the assessee contention and referred the following question for the decision of this Court :-

'Weather in the circumstances set forth above, the assessee is entitled to an allowances for depreciation in respect of the buildings, plant and machinery leased to the Jute Pressing Company under Section 10(2)(vi) of the Act ?'

The reasons for his decision are mainly that under Section 10(2)(vi) depreciation is allowable only when the machinery and plant in question are used for the purpose of the business the income of which is being taxed, and secondly that the assessee originally worked the jute press himself and that was his intention at the time of Acquisition cannot appreciate the cogency of the distinctions which the Commissioner has sough to draw. The press is the property if the assessee, and is used for the purpose of the business, the income of which is being taxed, namely, the business of letting out the press. The fact that the assessee originally intended to work the press himself seems to be irrelevant.

The decision in the case of Mangalagiri Sri Umamaheswara Gin and Rice Factory Limited v. Commissioner of Income Tax, Madras, supports the assessees contention. That the lessor in that case was a registered company seems to me to be irrelevant. It was decided that where a limited company incorporated for the purpose of milling rice, action in pursuance of authority given in the memorandum of association leased out the buildings, plant, machinery, etc., to another company for a foxed annual rent, the lessors bearing any loss by depreciation and the lessees being liable for repairs, the company was carrying on the business of letting a rice mill, and was entitled to an allowance for depreciation under Section 10(2)(vi) of the Income Tax Act.

In the case of Sutherland v. The Commissioners of Inland Revenue, LORD MACKENZIE stated that 'It is clear, I think from what has already been read from the judgment of LORD HARDWICKE in the case of Doddington v. Hallet, and a series of subsequent cases that the letting of a ship to freight is just as much a trade as any other.' In Doddington v. Hallet, LORD HARDWICKE had said that 'It must be admitted that the ship may be the subject of partnership as well as anything else; the use and earnings thereof being proper subjects of trade and letting a ship to freight is as much a trade as any other.' The statement was approved by Thompson, C. B., in Attorney General v. Borrodaille.

The decision in the case of In re Commercial Properties Ltd., that a company owning house-property and carrying on only the business of letting such house is liable to income tax under Section 9 of the Income Tax Act, in the same way as a private individual owning such property, is clearly distinguishable, and so is the decision in the case of In re Kaladan Suratee Bazaar Company Ltd. Such property consisted of buildings, or lands appurtenant thereto, within the meaning of section 9 which specifically provides for the taxation of income from his kind of property. It has not been suggested by either party that income arising from letting out a jute press comes within the purview of this section, but that it comes under either Section 12 or Section 10.

In my opinion the letting of a jute press at a rent is as much a business as the letting of a ship to freight, or the letting of motor car or any other kind of machines, or machinery for hire. In Manglagiris Case (supra) the learned Judges pointed out that the Crown would not suffer if an allowance were made to the lessors for depreciation under Section 10(2)(vi), because under the conditions of the lease, the lessors had to bear the loss caused by depreciation. Therefore a similar allowance for depreciation could not be claimed a second time by the lessees, though they could claim an allowance for repairs for which they were liable under the lease.

Similarly in the present case the lessees are liable only for repairs and not for depreciation, and in no circumstances could they claim an allowance for depreciation, under Section 10(2)(vi) because the buildings, machinery etc., mentioned in that sub-section must be the property of the assessee.

The result is that the question referred to us for decision must be answered in the affirmative.

The assessee is entitled to his costs of the reference.

JACK, J. :- I agree.

Reference answered accordingly.


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