MILES INDIA LTD Vs. INCOME TAX OFFICER
LAWS(IT)-1982-1-4
INCOME TAX APPELLATE TRIBUNAL
Decided on January 01,1982

Appellant
VERSUS
Respondents

JUDGEMENT

B.V. Venkataramaiah, Accountant Member - (1.) THIS is an appeal by the assessee against the decision of the Commissioner (Appeals) refusing to allow its claim to exclude a sum of Rs. 12,809 from its income. The assessee-company was incorporated on 30-9-1974 with an authorised capital of 1,12,500 shares of face value of Rs. 10 each. It obtained a certificate of commencement of business on 16-1-1975. It called for subscription for its shares. They were heavily over-subscribed and the company received a total sum of Rs. 25,21,500 from the prospective shareholders. As this was far in excess of the company's requirements, the money was kept in short-term fixed deposits and interest of Rs. 14,232 was earned in the relevant accounting year. The assessee had also borrowed moneys from banks on overdraft and had paid interest of Rs. 20,196. Before the ITO, it was claimed that the interest of Rs. 14,232 was not a taxable receipt and in the alternative the amount should be allowed as an expenditure against its income. The ITO rejected the claim of the assessee that the income was not taxable. He, however, held that a reasonable amount of expenditure had to be allowed for earning the interest. THIS expenditure was estimated at 10 per cent of the receipts, i.e., Rs. 1,423. He, accordingly, taxed the balance of Rs. 12,809.
(2.) The matter went before the Commissioner (Appeals). Before him, the assessee raised a contention that the interest income was to be set off against the expenditure for erection of the factory and relied upon a decision of the Tribunal, Patna Bench "B", in the case of Bihar Alloy Steel Ltd. v. ITO. Reliance was also placed on the decision of the Delhi High Court in the case of CIT v. Bharat Steel Tubes Ltd. The Commissioner (Appeals) held that the applicants for the shares of the company were entitled to the refund of the share application money in the event of the shares not being allotted to them ; such persons had no right for the interest earned by the company on the fixed deposits. The sum of Rs. 14,232 was definitely income of the assessee. He then examined the question of allowing some expenditure against the interest receipts. The assessee had capitalised a part of the interest payments on the basis of the Supreme Court decision in the case of Challapalli Sugars Ltd. v. CIT [1975] 98 ITR 167. The Commissioner (Appeals) further observed that the interest received by the assessee cannot be called a capital receipt and as such cannot be adjusted against the expenditure incurred for erection of the building, plant and machinery. Since there can be no adjustment between the revenue receipt and capital expenditure and this aspect had not been considered By the Patna Bench of the Tribunal and also having regard to the provisions of Section 70(2)(ii) of the Income-tax Act, 196] ("the Act"), which provides for the carry forward of capital losses, he came to the conclusion that the interest received by the assessee cannot be allowed to be set off against the capital expenditure incurred. He also held that the facts of Bharat Steel Tubes Ltd. (supra) were distinguishable from those of the assessee. He agreed with the ITO that the expenditure allowed was reasonable and dismissed the assessee's appeal. Before us, the assessee raised the following contentions : 1. The assessee is engaged in the activities of raising share capital and as such all expenditure which is related to such activity should be set off against the income received. 2. The Commissioner (Appeals) was not right in holding that the only activity of the assessee for earning the interest income was that of depositing the share application money in the bank and, therefore, the expenditure allowed by the ITO was reasonable. An additional ground was also raised to the effect that the Commissioner (Appeals) erred in rejecting the claim of the assessee to set off interest income against the expenditure for the erection of the factory.
(3.) THE learned counsel for the assessee, Shri J.P. Shah, submitted that the assessee's claim has to be examined under two heads : firstly, "Profits and gains of business or profession", and then "Income from other sources". THE assessee was carrying on a business, the business had also been set up and hence whatever expenditure was incurred was for the purposes of the business and allowable under Section 37 of the Act. Even if the claim were to be considered under the head "Income from other sources", the conditions prescribed under Section 57 (Hi) of the Act were satisfied. THE assessee had to incur considerable expenditure in getting subscribers for its shares. Part of the salary of the secretary, finance manager and stenographer, could be attributed to these activities. THE expenditure of Rs. 52,056 this Rs. 5,909 on advertisements, issue of prospectus, etc., were also wholly attributable to these activities. THEre were also other connected activities and the expenditure on these, which came to Rs. 70,952, was far in excess of the income earned by the assessee from short-term deposits. It was, thus, pleaded that there was no income to be assessed. In the alternative, it was urged that this income from interest only went to reduce the capital expenditure incurred by the assessee and so it was proper to set off this income against the expenditure incurred in erecting the factory and capitalising the balance. In support, Shri Shah, relied upon certain principles of accountancy which permitted set off of miscellaneous income against capital expenses incurred during the pre-production period. It was further urged by Shri Shah that this matter had been decided in the assessee's favour by the Patna Bench of the Tribunal in the case of Bihar Alloy Steel Ltd. (supra).;


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