Skip to content


Bharat Insurance Co., Ltd. Vs. Income-tax Commissioner, Punjab, Lahore - Court Judgment

LegalCrystal Citation
CourtPrivy Council
Decided On
Case NumberPrivy Council Appeal No. 67 of 1932 (From Lahore)
Judge
AppellantBharat Insurance Co., Ltd.
Respondentincome-tax Commissioner, Punjab, Lahore
Advocates:L. DeGruyther and W. Wallach, for Appellants; A.M. Dunne and R.P. Hills, for Respondent. Solicitors for Appellants, Hy. S.L. Polak and Co.; Solicitors for Respondent, The Solicitor, India Office.
Excerpt:
income-tax act (11 of 1922) - section 10, clause 9; practice and procedure - precedent - legislature; (from lahore : air 1931 lah 739). cases referred (1) (1886) 19 ac 438=55 lj qb 92=53 lt 634=34 wr 233=50 jp 16. (2) (1880) 14 ac 381=59 lj qb 291=61 lt 201. (3) (1884) 8 ac 891=53 lj qb 4=49 lt 781=2 wr 34=48 jp 222. (4) (1881) 6 ac 315=51 lj qb 626=46 jp 20=29 wr 717=45 lt 145. (5) (1892) ac 309=62 lj qb 41=67 lt 479=4 wb 270=56 jp 709. (6) air 1931 pc 165=132 ic 619=58 ia 239=54 mad 691 (p c). comparative citation: 1934 air(pc) 45.....to be assessed under that act to income-tax in respect of the profits allotted to participating policy holders who were entitled under their contract to 90 per cent. of the profits made in the participating branch of the business. the bharat insurance company was incorporated under the companies act in 1882, for the purpose of making and effecting assurances on lives and carrying on other insurance business. under the provisions of ss. 5 and 6, life assurance act, 1912, the company's life assurance business has to be kept entirely separate from its other businesses, if any, and under s. 8(1) it is obliged to have a quinquennial valuation made by an actuary and to cause an abstract of the report of such actuary to be made in the form set forth in the sch. 4 to the act. the form of the.....
Judgment:

Sir John Wallis:

This is an appeal from a judgment of the High Court of Judicature at Lahore on a reference made by the Commissioner of Income-tax, Lahore, under S. 66 (2), Income-tax Act, 1922, on the question whether the appellant, the Bharat Insurance Company, was liable to be assessed under that Act to income-tax in respect of the profits allotted to participating policy holders who were entitled under their contract to 90 per cent. of the profits made in the participating branch of the business.

The Bharat Insurance Company was incorporated under the Companies Act in 1882, for the purpose of making and effecting assurances on lives and carrying on other insurance business. Under the provisions of Ss. 5 and 6, Life Assurance Act, 1912, the company's life assurance business has to be kept entirely separate from its other businesses, if any, and under S. 8(1) it is obliged to have a quinquennial valuation made by an actuary and to cause an abstract of the report of such actuary to be made in the form set forth in the Sch. 4 to the Act. The form of the resulting valuation balance-sheet is to be found at the end of the Sch. 4 of the Act and is as follows :

The actuarial valuation balance sheet as at 31st December 1923, for the previous quinquennium was drawn up in exactly this form and showed a surplus of Rs. 5,96,952, out of which Rupees 4,68,394 was allotted to the participating policy holders. Under R. 25 made under S. 59, Income tax Act, 1922

"the income, profits and gains of a life assurance business shall be the average annual net profits disclosed by the last preceding valuation."

that is to say, shall be arrived at by taking one-fifth of the surplus disclosed in the valuation balance-sheet already mentioned and treating it as the average annual income of the business for the next quinquennium. The surplus shown in the valuation balance-sheet was so dealt with, and was raised to Rs. 6,61,935 by adding back, pursuant to the proviso to R.25, deductions made by the actuary which were inadmissible for income-tax. One-fifth of this total was taken as the average annual income of the Company for the next quinquennium; and the Company was assessed and paid income-tax on this sum in the year 1925-26 and the following years down to and inclusive of 1928-29. For 1929-30, the year now in question, the Company also returned this sum as the amount of its income under S. 22 (1) of the Act, and was assessed accordingly under S. 23 (1).

From this assessment they appealed to the Assistant Commissioner under S. 30, and raised the contention, which is the subject of the preset appeal, that in working out its average annual income the sum of Rs. 4,68,394 paid to participating policy holders should have been deduced before arriving at the surplus already mentioned. The Assistant Commissioner dismissed the appeal, and the Company thereupon applied to the Commissioner to review the case under S. 33, and, in the alternative, to refer the question of law to the High Court under S. 66 (2) of the Act. The Commissioner refused to interfere in review, but referred the following question to the High Court :

"Whether the sum of Rs. 4,68,394 distributed among participating policy holders represent part of the profits assessable to income tax, or an expenditure incurred for earning the profits of the company."

As required by the Act, the Commissioner recorded his opinion that the first part of the question should be answered in the affirmative and the latter in the negative, in accordance with the decision of the House of Lords in Last v. London Assurance Corporation (1), which, he stated had been reaffirmed in Styles v. New York Life Insurance Company (2).

The learned Judges, in a carefully considered judgment, agreed with the Commissioner that the sum in question was part of the profits of the company and so assessable to income tax, and did not come under the description of expenditure incurred by the company. In support of this opinion they referred to the decisions of the House of Lords in Mersey Docks and Harbour Board v. Lucas (3)and Last v. London Assurance Corporation (1). In the first of these cases it had been held that the liability of the Mersey Docks and Harbour Board to be assessed to income tax in respect of the profits earned by it in carrying on its business, that is to say, the sum by which the income earned in the business exceeded the expenditure incurred in earning it, was not affected by the fact that the Board was bound by statute to apply such surplus for the creation of a sinking fund and afterwards in reduction of its dues. In Last's case (1) it was held that the liability of the London Assurance Corporation to pay income-tax on the whole of the profits earned in its business was not affected by the fact that it had bound itself by its contract with the participating policy holders to pay them two-thirds of the profits earned in the participating part of its business, and it was accordingly held that this share was part of the profits earned by the company in carrying on its business and so assessable to income-tax, and could not be regarded as expenditure incurred by the Corporation in earning its own profits.

In England the income-tax payable on a trade or business has "to be computed on the full balance of the profits or gains," phraseology which, as pointed out by Lord Blackburn in Coltness Iron Co. v. Black (4), has remained unaltered since its insertion in 46 Geo. III, c. 15. This balance or sum has always been interpreted as meaning the difference between the income earned in the business and the expenditure incurred in earning it. S.10, Income-tax Act, 1922, is substantially to the same effect, as it provides that under the head "business" the tax is to be payable "in respect of the profits or gains of any business," and that “such profits " or gains shall be computed after meeting the following allowances, namely :

"... ix. Any expenditure (not being capital expenditure) incurred solely for the purpose of earning such profits or gains."

Prima facie, therefore Last's case (1) is decisive of the present case, as it directly decides the question referred for the opinion of the Court. Relying however on the fact that the question had given rise to differences of opinion in Queen's Bench Division and the Court of Appeal, and that in the House of Lords Bramwell dissented from the opinions of Lord Bluckburn and Lord Fitzgerald, Mr. de Gruyther, for the appellant, has argued that this case was wrongly decided and has invited the Board not to follow it, but to decide the other way. This suggestion their Lordships are wholly unable to accept. Last's case (1) has now been treated as settled law for nearly 50 years, not only here, but also, presumably, in the Dominions and Colonies, and very serious consequences might follow if this Board were now to lay down a different rule.

It is however necessary to refer to the grounds of Lord Blackburn's judgment with reference to the objection taken here and before the High Court that it was based on the provisions of Ss. 54, 5 and 6, Vict., C. 35, the Act of 1842 which has no equivalent in India. Lord Bluckburn's judgment was really based on his view as to the nature of the bargain between the parties and would have been to the same effect if there had been no such statutory provision. In his view, stating it briefly, what the company got in the shape of extra payments made by participating policy holders was an addition to its premium income which was almost all pure profit, as the extra expenditure involved was small and the company incurred no liability whatever in respect of the extra payments by the participating policy holders unless there was a profit. This accounted for the large share of the profits offered to the participating policy holders. On the other hand, all the participating policy holders got was a share of any profit there might be, and, if there was no profit, they got nothing. They might therefore, Lord Blackburn said, be regarded as having purchased a share of the profits. If that was the right view, income-tax was payable by the Corporation on those profits, whatever they might be bound to do with them, as held in the Mersey Docks case (3). This, he proceeded to say, seemed to be expressly enacted by 5 and 6 Vict., c. 35, S. 54, which requires the estimate of the profits of a corporation to be made:

"before any dividend shall have been made thereof to any other persons having any share, right or title in or to such profits."

Lord Blackburn, and Cotton, L.J., in the Court of appeal, were both of opinion that if the participating policy holders were to be considered as having a share of the profits of the corporation within the meaning of this section, that would go to show that the share of the profits allotted to them formed part of the profits assessable to income-tax; but Cotton, L.J., had held that they were not within the section, whereas Lord Blackburn was of opinion that they were. In their Lordships' opinion, it is unnecessary to pursue this question, as it is clear that Lord Blackburn would have been of the same opinion if there had been no such section, and this section was not referred to either by Lord Fitzgerald or by Lindley, L. J., as he then was, in his short dissenting judgment in the Court of Appeal, on which Mr. Hills, in his argument for the respondent has invited the Board to base their decision in this case. In that judgment Lindley, L. J., summed up the whole question in three sentences, which their Lordships will proceed to quote, merely premising that "bonus" was the inappropriate name given by the insurance company to the share of profits which the participating policy holders were entitled to receive under their contracts in consideration of the additional payments they had made.

"These bonuses are not like the expenses of management or anything that must be necessarily incurred for the purpose of carrying on the business. I cannot see how the fund for division can be spent in earning itself. In my view the fund which is divided partly among the shareholders and partly among the policy holders is the excess of the earnings over the expenses incurred in earning that excess."

In Gresham Life Assurance Go. v. Styels (5)the grounds on which that case was decided were the same as in Last's ease (1) though the result was different as the claim of the income-tax authorities to treat as profits the payments made to the company in consideration for the grant of annuities was disallowed by the House of Lords, as they went to form part of its life assurance and annuity funds. Lastly, their Lordships will refer to the decision of this Board in Pondicherry Railway Company v. Income-tax Commissioners (6), which was decided subsequent to the date of the judgment under appeal. The main question in that case was whether the appellant, a British Company which had been licensed to construct and operate a railway in French territory from the pier head at Pondicherry to a junction with the South Indian Railway at the British frontier, was liable to be assessed to Indian income-tax; but it was also contended that, even if the company was liable to be assessed, they were entitled under S. 10, sub-S. 2, Cl. ix, to deduct as expenditure incurred solely for the purpose of earning their profits, the half-share of their profits which they were bound by their convention with the French Government to pay to the French Colony, and the two cases last mentioned were cited at the Bar. This contention was rejected by the Board in a judgment delivered by Lord Macmillan on much the same grounds as had been taken in Last's case (1).

"It is claimed for the company that when it makes over to the Colonial Government their half of the net profits it is making an expenditure incurred solely for the purpose of earning its own profits. The Court below has unanimously negatived this contention, and, in their Lordships' opinion, has rightly done so. A payment out of profits and conditional on profits being earned cannot accurately be described as a payment made to earn profits. It assumes that profits have first come into existence. But profits on their coming into existence attract tax at that point, and the revenue is not concerned with the subsequent application of the profits."

If Last's case (1) had never been decided, this decision would, in their Lordships' opinion, be decisive of the present case, as the share of profits allotted to the policy holders really stands on the same footing as the half of the profits of the railway company payable to the French Colony. It was further contended for the appellants that in England the decision in Last's case (1) must be considered to have been overruled by the legislature, as under the provisions of S. 16, Finance Act, 1923, 13 and 14 Geo. 5, C. 14, the share of profits allotted to participating policy holders is exempted from payment of income-tax. As to this contention, it is sufficient for their Lordships to say that an alteration by the legislature of the law as settled by the decisions of the Courts does not raise any inference that those decisions were wrong or even that those who had proposed the alteration were of that opinion. The last contention was that the participating policy holders' share of profits is not assessable because, as already stated, R. 25 of the Income Tax Rules provides that,

"the income, profits and gains of life assurance business shall be the average annual net profits disclosed by the last preceding valuation."

The contention, however is negatived by the proviso that any deductions made from the gross income in arriving at the actuarial valuation which are not admissible for the purposes of income-tax assessment shall be added to the net profits disclosed by the valuation. The "net profits" in this rule clearly mean the "surplus, if any" in the statutory form of Valuation Balance Sheet set out above, of "life assurance and annuity funds ( as per balance sheet under Sch. 3)" over the "net liability under life assurance and annuity transactions (as per summary statement provided in Sch. 4)." In the present case, as already stated, the Rs. 4,68,394 allotted to participating policy holders was taken from the surplus or net profits shown in the Valuation Balance Sheet, but, if they had been deducted before arriving at such surplus, they would have to be added under R. 25 to such surplus shown therein "as deductions not admissible for income-tax assessment," not being expenditure incurred solely for the purpose of earning such profits, within the meaning of S. 10, sub-S. 2 Cl. ix of the Act. Their Lordships are therefore of opinion that the learned Judges were right in following Last's case (1) and that the appeal fails, and they will humbly advise His Majesty accordingly. The appellant company will pay the respondent's costs.

Appeal dismissed.


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