STATE OF KERALA Vs. KARIMTHARUVI TEA ESTATE LTD.
LAWS(KER)-1963-3-35
HIGH COURT OF KERALA
Decided on March 25,1963

STATE OF KERALA Appellant
VERSUS
KARIMTHARUVI TEA ESTATE LTD. Respondents

JUDGEMENT

- (1.)THIS is a reference under section 60 (1) of the Agricultural Income Tax Act, 1950, by the Kerala Agricultural Income Tax Appellate Tribunal, Trivandrum. The accounting period with which we are concerned is the year ended December 31, 1956, and the assessment year is the financial year 1957 -58.
(2.)TWO question have been referred to this court for decision. They are;
(i) Whether the amount realised by the sale of gravelia firewood is a revenue receipt liable to tax under the Kerala Agricultural Income Tax Act ? (ii) Whether any surcharge can be levied on the agricultural Income Tax payable for the assessment year 1957 -58 ?

(3.)THE gravelia trees were grown and maintained for the sole purpose of providing shade to the tea bushes in the tea estates of the assessee. That such shade is essential for the proper cultivation of tea cannot be disputed; and the trees should hence be considered to be as much a part of the capital assets of the company as the tea bushes themselves or the equipment in its factories. Some of the gravelia trees became old and useless with the efflux of time and they naturally had to be cut down and sold. The sale proceeds of such trees cannot possibly amount to a revenue and we must answer the first question referred in the negative and against the department.
The Kerala Surcharge on Taxes Act, 1957, came into force after the expiry of the accounting period, but before the expiry of the assessment year. The contention of counsel for the assessee is the fact that the Act came into force only after the expiry of the accounting period precludes its application to the case before us.

;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.