POLYMER ALLIED CHEMICALS Vs. ASSISTANT COMMISSIONER OF INCOME TAX
LAWS(IT)-1994-1-16
INCOME TAX APPELLATE TRIBUNAL
Decided on January 17,1994

Appellant
VERSUS
Respondents

JUDGEMENT

ABDUL RAZACK, J. M. : - (1.) ASSESSEE has three grievances in this appeal filed against the order of the Appellate Commissioner(AC) for asst. yr. 1981-82. The grievances are as under : (i) Disallowance of claim of excise duty provision amounting to Rs. 5,51,130 claimed on the basis of show-cause notice dt. 8th Feb., 1980 issued by the Supdt., Central Excise, Ahmedabad; (ii) Disallowance of claim of investment allowance in respect of four items of expenditure aggregating to Rs. 13,880 mentioned in the ground No. 2(i) or alternatively to allow the said expenditure as revenue expenditure; (iii) Refusal by the AC for admitting the additional ground for allowance of additional depreciation on the machinery purchased during the accounting year.
(2.) We shall deal each of the grievance in serial order. The facts culled out in respect of the first grievance are as under : 2.1 The Supdt. of Central Excise Duty issued a show-cause notice dt. 8th Feb., 1980 (received by the assessee on 12th Feb., 1980) proposing to levy excise duty to the tune of Rs. 5,51,130. The assessee-company on the basis of this show-cause notice made a provision towards excise duty liability and reduced its profit by debiting it to the P&L account as it followed mercantile system of accounting. In the said show-cause notice, the Supdt. of Excise Duty demanded a reply and explanation before a formal adjudicating order is passed. The assessee submitted its explanation and reply on the strength of which the show-cause notice was withdrawn and cancelled as per order of the Asstt. Collector of Central Excise, Ahmedabad dt. 31st Aug., 1982. When the assessment was processed, the Assessing Officer took note of the order dt. 31st Aug., 1982 of the Asstt. Collector, Central Excise and he not allow the claim of excise duty liability so made by the assessee in its account on the strength of the show-cause notice dt. 8th Feb., 1980. Not being satisfied with this disallowance, the matter was carried before the first appellate authority under s. 246 of the Act. The first appellate authority, namely, the AC agreed with the Assessing Officer and upheld the disallowance so made. He also was of the opinion that since the Asstt. Collector of Central Excise has passed an order on 31st Aug., 1982 withdrawing the show-cause notice dt 8th Feb., 1980 issued by the Supdt. of Central Excise, there was no accrued or ascertained excise duty liability upon the assessee during the previous year relevant to the year under appeal. The assessee is not happy with this decision of the AC and now the matter rests before us for adjudication of this dispute. The assessees counsel Shri S. N. Soparkar submitted that on 8th Feb., 1980 on the basis of show-cause notice the liability accrued and fell upon the assessee and since the assessee is following mercantile system of accounting, a provision towards excise duty was made in the accounts and claimed as deduction/allowance from its profit. The lower authorities, according to Shri S. N. Soparkar, erred to take into consideration the subsequent order dt. 31st Aug., 1982 of the Asstt. Collector of Central Excise whereby he withdrew and cancelled the show-cause notice dt. 8th Feb., 1980 upon representation made by the assessee-company. According to the assessees counsel, under the provisions of the IT Act, an assessee has to be assessed in respect of its net taxable income which is arrived at after the deduction and claim of the permissible expenditure in accordance with law and the Revenue authorities are precluded from taking into account subsequent events or evidence which come into existence after the close or lapse of the previous year. Since the liability fell upon the assessee and accrued during the previous year relevant to the year under appeal on the basis of the show cause notice dt. 8th Feb., 1980, the assessee was fully entitled to claim the same as and by way of deduction in arriving at the taxable profit. When an assessee has incurred a liability in accordance with law, then it amounts to payment in terms of the provisions of s. 43(2) of the Act. The facts of the case, according to assessees representative, clearly warrant deduction/allowance of the excise duty provision of Rs. 5,51,130 on the basis of the show-cause notice and both the lower authorities erred in giving such relief to the assessee. To support the case, the assessees counsel relied upon the following case laws, the details of which are as under : (i) CIT vs. Century Enka Ltd. (1981) 130 ITR 267 (Cal) (ii) ITO vs. Sylvania Laxman Ltd. (1984) Tax 74(6)-124 (Del) (Trib) (iii) CIT vs. Tata Chemicals Ltd. (1986) 162 ITR 556 (Bom) (iv) Shrikant vs. CIT (1971) 81 ITR 222 (Bom) (v) Devi Das Madho Prasad vs. CIT (1969) 63 ITR 356 (All) (vi) Instrumentation Engineers (P) Ltd. vs. ITO (1990) 32 ITD 406 (Hyd) and order dt. 29th Dec., 1986 passed by C Bench of this Tribunal in the case of Maneklal Harilal Mills Ltd. vs. ITO and vice versa being ITA Nos. 2615/Ahd/1984 and 28/Ahd/1984 relating to asst. yr. 1983-84 was relied wherein it has been held that on the basis of show-cause notice a liability accrues to an assessee and the same is allowable as deduction in computing the taxable profits. The assessees counsel has also filed a copy of the order dt. 24th Nov., 1987 of Ahmedabad Bench C of this Tribunal being R. A. Nos. 206 & 207/Ahd/1987 arising out of ITA Nos. 2615 & 2888/Ahd/1984 in the case of CIT vs. Maneklal Harilal Mills Ltd., Ahmedabad wherein the reference application filed by the CIT was rejected under s. 256(1) of the Act. The assessees counsel also submitted that the assessee-company suo motu on the strength of the order dt. 31st Aug., 1982 of the Asstt. Collector of Central Excise added back the said sum of Rs. 5,51,130 in the asst. yr. 1984-85, the previous year being 30th June, 1983. On this basis, the assessees counsel made out a case that since the said amount of excise duty was written back in its account for the year ending 30th June, 1983 relevant to the asst. yr. 1984-85, the excise duty liability on the strength of the show-cause notice dt. 8th Feb., 1980 deserves to be allowed for the asst. yr. 1982-83, which is the year under appeal. In the end, it was strongly urged by the assessees counsel that the order of the AC impugned in the present appeal be reversed in respect of this grievance.
(3.) THE Departmental Representative Shri M. S. Rai relied upon the elaborate reasons given by the Appellate Commissioner in the impugned order. It was further submitted by Shri Rai that the Revenue authorities including this Tribunal is competent to consider and take into account the subsequent events or evidence which could establish that the claim made by the assessee was not in accordance with law or that the liability or expenditure claimed by the assessee was not at all ascertained or accrued liability or expenditure and, therefore, justified in negativing the claim made by the assessee-company. It is incorrect to say, submitted Shri Rai further, that the Assessing Officer and the appellate authorities including this Tribunal should not look into the subsequent events or evidence and should only be guided by the situation which prevailed during the previous year. THE Departmental Representative repelled the arguments made by the assessees counsel and submitted that the case laws relied upon by him are distinguishable and cannot help the assessees case. THE assessee cannot get relief in this appeal for the simple reason that the assessee has written back the sum of Rs. 5,51,130 in the subsequent previous year on the basis of subsequent order dt. 31st Aug., 1982 of the Asstt. Collector of Central Excise and the assessee is not entitled to the allowance of the claim of Rs. 5,51,130 being excise duty provision created on the strength of show-cause notice dt. 8th Feb., 1980 which never existed when the assessment was being completed. According to the Departmental Representative, appeal of the assessee-company has to be dismissed.;


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