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Raja Bahadur Sir Rajendra Narayan Bhanj Deo Vs. Commissioner of Income-tax, Bihar and Orissa - Court Judgment

LegalCrystal Citation
CourtPrivy Council
Decided On
Case NumberPrivy Council Appeal No. -------- (From Patna: Patna Appeal No. 29 of l938)
Judge
AppellantRaja Bahadur Sir Rajendra Narayan Bhanj Deo
RespondentCommissioner of Income-tax, Bihar and Orissa
Advocates:L P.E. Pugh and J.M. Pringle, for Appellant; J.M. Tucker and H. Hull, for Respondent. Solicitors for Appellant, A.J. Hunter and Co., Solicitors for Respondent, The Solicitor, India Office.
Excerpt:
cuttack land revenue regulation (12 of 1805) - section 35(3) - income-tax act (11 of 1922) - section 66 - .....of killah kanika in 1803 is merely of historical interest is correct, and consequently that the question referred to the high court for its consideration has only an academic interest whichever way it may be answered. counsel on behalf of the respondent stated during the argument of this appeal that notwithstanding the statement to the contrary in para. 14 of the statement he was willing to assume for the purpose of obtaining an answer to the question referred to the high court that the kaoolnama of 22nd november 1803, was the document under which the appellant held kanika, but he was not prepared to make any admission which would prevent the respondent from contending that the answer, whatever it might be, was not decisive upon the question of the appellant's liability to income-tax.....
Judgment:

LORD JUSTICE LUXMOORE:

The appellant was at the date of his assessment; for income tax for the year ending 31st March, 1932, the proprietor of an estate known as the Kanika Raj or Killah Kanika situate in and forming part of the tract of land formerly known as the Rajwara Orissa. This estate is hereinafter referred to as Kanika. The assessment was made by an order dated 11th March 1932, by the appropriate Income-tax officer. In making it the officer took into account certain sums accruing to the appellant by virtue of his ownership of Kanika from sources admitted to be non-agricultural. The appellant in due course appealed to the Assistant Commissioner of Income-tax against this assessment upon the ground (among others) that all income which accrued to him by virtue of the ownership of Kanika was exempted from liability to income tax by virtue of a Treaty engagement, Kaoolnama, made on 22nd November 1803, by a predeceasor in title to Kanika with the Commissioners of the East India Company for the Soobah of Cuttack. On 13th October 1932 the Assistant Commissioner rejected the appellant's contention with regard to the Treaty. By petition dated 23rd November 1932, the appellant requested the respondent, who is the Commissioner of Income-tax for Bihar and Orissa, to refer to the High Court under the provisions of S. 66 (2), Income-tax Act, 1922, the question whether on the terms of the Kaoolnama dated 22nd November, 1803, the petitioner's (i. e. the appellant's incomes from his Kanika Raj are exempt from taxation under the Indian Taxation Act, 1922 ?

The reference to the Indian Taxation Act, 1922, is admittedly a clerical error for the Indian Income-tax Act, 1922 (hereinafter referred to as "The Act"). The respondent on 17th July 1934, refused the appellant's request, and on 6th February, 1935, the appellant presented a petition to the High Court of Patna under S. 66 (3), of the Act for an order requiring the respondent to refer the question set out above to that Court. On 21st February 1935, the High Court ordered the respondent to state a case raising the said question for the decision of the Court.

The respondent accordingly drew up a statement of the case (hereinafter called the statement) which was on 20th August 1935, referred to the High Court. The respondent included in the statement an expression of his opinion that the said question should be answered in the negative. On 14th September 1936, the High Court expressed an opinion in agreement with that of the respondent, and dismissed the appellant's application with costs. The appellant obtained special leave to appeal from this order, and has in accordance therewith appealed to His Majesty in Council. The appellant claims that the said question ought to be answered in the affirmative, and that it should be declared that he is exempt from liability to income-tax in respect of the non-agricultural income derived by him from Kanika.

The statement sets out the history of the relationship of the East India Company after its occupation of Orissa with 23 feudal chieftains who owned land then forming part of the Rajwaras of Orissa. One of these feudal chieftains was the then owner of Kanika, through whom the appellant's title is derived. In or about 1803 the East India Company, by the Commissioners of the Soobah of Orissa, entered into treaties with these feudal chieftains. The kaoolnama of 22nd November 1803, is one of such treaties. It is stated in para. 9 of the statement that after the execution of the treaties changes took place in the condition and status of many of the 23 feudal chieftains, and that Kanika was one of those who did not retain its status as a feudatory State of Orissa, while in para. 12 of the statement it is stated that the appellant's present status is the same as that of a proprietor of a permanently settled estate in Orissa created by S. 35 of Regulation 12 of 1805 which is in the following terms :

"XXXV. First the late Board of Commissioners" (being those mentioned in the Kaoolnama of 22nd November, 1803) having concluded a settlement of the land revenue with certain Zemindars, whose estates are situate chiefly in the hills and jungles, for the payment of a fixed annual quit rent in perpetuity these engagements are hereby confirmed and no alteration shall at any time be made in the amount of the revenue payable under the engagements in question to Government.

Second. The following is a list of the mohauls to which the provision in the preceding clause is applicable :

Killah Aull, Killah Humishpore,

Ditto Cojang, Ditto Miritchpore,

Ditto Puttra, Ditto Bishenpore.

Third. The zemindaries of Cordah and Cunka being mohauls of the description of those specified in the preceding clause, a settlement shall be concluded, as soon as circumstances may admit for the revenue of those mohauls on the principle on which a settlement has been concluded with the zemindars of the mohauls specified in the preceding clause."

(It is admitted that Cunka is identical with Kanika.)

Paragraph 12 of the statement continues as follows :

"Immediate settlement could not be made of this estate" (i. e. Kauika) "when this Regulation" (i. e. Regulation 12 of 1805) "was promulgated because at that time the Raja of Kanika had been deprived of his estate, but it was conformably to the provision of cl. 3 of S. 35 that the jama of Killa Kanika (spelt Cunca in the Regulation) was subsequently settled. Although the amount of jama payable by the estate was fixed at the same amount as in the kaoolnama all the other conditions of the kaoolnama were not renewed, e. g the power of the Raja to maintain troops was taken away. The assessee (i. e. the appellant) therefore holds the estate not by virtue of the kaoolnama but by the subsequent settlement made with him.

The "subsequent settlement" referred to in para. 12 of the statement is not identified in that paragraph or elsewhere in the statement. During the argument their Lordships asked that this settlement should be produced but neither party was in a position to comply with this request and they were informed that it was not produced during the hearing by the High Court. It is stated in para. 13 of the statement that, unlike the Rajas of the Feudatory States of Orissa, who held their States under their respective kaoolnamas, the appellant's estate in Kanika is entered in Register D of the Collectorate as a permanently settled State bearing touzi No. 21 and paying land revenue. It is also stated in para. 14 of the statement that the Feudatory States of Orissa are outside British India but Kanika is not. It will be observed from the statements quoted above that the kaoolnama of 22nd November 1803, did not affect the settlement of Kanika but that such settlement was effected by some later document which is not identified either by its date or by its terms. It seems plain to their Lordships that the opinion expressed by the respondent in para. 14 of the statement that in the existing circumstances of the estate of Kanlka the kaoolnama granted to the holder of Killah Kanika in 1803 is merely of historical interest is correct, and consequently that the question referred to the High Court for its consideration has only an academic interest whichever way it may be answered. Counsel on behalf of the respondent stated during the argument of this appeal that notwithstanding the statement to the contrary in para. 14 of the statement he was willing to assume for the purpose of obtaining an answer to the question referred to the High Court that the kaoolnama of 22nd November 1803, was the document under which the appellant held Kanika, but he was not prepared to make any admission which would prevent the respondent from contending that the answer, whatever it might be, was not decisive upon the question of the appellant's liability to income-tax in respect of the revenue in question.

In these circumstances their Lordships do not think it would be right to depart from the well established practice of the Board to refuse to decide a question which is purely academic. The function of the High Court in cases referred to it under S. 66 of the Act is advisory only, and is confined to considering and answering the actual question referred to it. It may well be that when the settlement under which Kanika is held by the appellant is considered some question may emerge with regard to the appellant's liability to income-tax in respect of the income derived from the sources already mentioned, but it would clearly be contrary to their Lordships' practice to attempt to formulate any such question even if they had before them the materials for so doing. In their Lordships' opinion, both the respondent and the High Court ought to have refused to answer the question referred to it, leaving it to the appellant to take such steps as he might be advised to obtain the reference to the High Court of such other question with regard to liability to income-tax as may in fact arise under the material settlement. In these circumstances their Lordships are of opinion that the order of the High Court dated 14th September 1936 should be discharged, and in lieu thereof it should be declared that having regard to the facts set out in the statement, the question referred ought not to have been answered because the appellant does not hold Kanika under or by virtue of the kaoolnama of 22nd November 1803, but by subsequent settlement. Their Lordships see no reason to interfere with the order with regard to costs made by the High Court, and are of opinion that each party to this appeal should bear his own costs. Their Lordships will humbly advise His Majesty accordingly.

Order accordingly.


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