PUBLIC PROSECUTOR Vs. K C AYYAPPAN PILLAI
LAWS(MAD)-1952-9-13
HIGH COURT OF MADRAS
Decided on September 09,1952

PUBLIC PROSECUTOR Appellant
VERSUS
K.C.AYYAPPAN PILLAI Respondents

JUDGEMENT

- (1.) CRL. R. Cases Nos. 88 to 97, 99 to 105 and 108 of 1952.-These are 18 connected criminal revision cases filed by the State against the convictions and sentences of the learned Sub-Divisional Magistrate, Fort Cochin, in C. C. No. 122 of 1951 etc.
(2.) THE following tabular statement gives the details of the sales Tax Cases from which these revisions are preferred :- Sl. No. Crl. R. C. No. C. C. No. Tax Rs. A. P. 1 88/52 122/51 579 5 10 2 89/52 107/51 501 6 0 3 90/52 104/51 931 13 4 4 91/52 98/51 144 0 0 5 92/52 96/51 367 4 0 6 93/52 92/51 1, 750 0 0 7 94/52 90/51 1, 612 12 2 8 95/52 84/51 2, 639 13 6 9 96/52 72/51 1, 507 14 5 679 14 8 827 15 9 10 97/52 68/51 896 7 9 11 99/52 162/51 346 2 4 12 100/52 157/51 1, 746 6 0 1, 219 14 6 526 7 6 13 101/52 156/51 1, 273 1 8 14 102/52 155/51 582 4 0 15 103/52 153/51 953 0 0 628 0 0 325 0 0 16 104/52 152/51 1, 232 0 8 17 105/52 151/51 764 7 4 18 108/52 127/51 5, 653 2 6 Year of assessment. Conviction and sentence. 1946 - 47 Rs. 200 fine 1945 - 46 Rs. 50 fine on admission " Rs. 300 fine " Rs. 30 fine on admission " Rs. 100 fine 1946 - 47 Rs. 150 fine " Rs. 400 fine " Rs. 300 fine 1947 - 48 Rs. 80 fine, balance of tax Rs. 827-15-9 directed to be paid. 1947 - 48 Rs. 100 fine 1945 - 46 Rs. 50 fine on admission 1947 - 48 Rs. 140 fine, balance of tax Rs. 526-7-6 to be paid. 1946 - 47 Rs. 130 fine 1945 - 46 Rs. 60 fine on admission 1947 - 48 Rs. 70 fine, balance of tax Rs. 325 to be paid. 1946 - 47 Rs. 120 fine on admission 1945 - 46 Rs. 80 fine on admission " Rs. 600 fine on admissionthere is no dispute in all these 18 cases about the correct calculation of the turnover adopted by the Deputy Commercial Tax Officer or the assessment or the service of the demand notices or the non-payment of the taxes within the time fixed. THE learned Public Prosecutor has preferred these criminal Revision Cases on the ground that the learned Sub-Divisional magistrate in 14 of these cases has not provided in the order for the payment of the sales tax in respect of which the particular respondent was found guilty and convicted under Section 15 (b) of the Madras General Sales Tax Act and that in three cases he has made the respondent liable to pay the tax only for the second half of 1947-48 in C. C. No. 72 of 1951 and for the last three months of 1947-48 in C. C. No. 153 of 1951 and that this direction for payment of the tax for the last quarter only is not in conformity with law and that the lower court ought to have directed in the order the payment of the entire tax in respect of which default was committed and for which the respective respondent was found guilty and sentenced under Section 15 (b) of the Madras General Sales tax Act. There can be no doubt that under Section 10 of the said act the tax assessed has got to be paid in such matter and in such instalments, if any, and within such time as may be specified in the notice of assessment and that if there is failure to pay within the time allowed any tax assessed on the assessee under the Act and he is prosecuted for an offence under Section 15, that assessee on conviction is liable to pay a fine and in case of a conviction under clause (b) of Section 15 the Magistrate shall specify in the order the tax which the person convicted has failed to pay and the tax so specified shall be recoverable as if it were a fine. Therefore, the contentions of the learned Public Prosecutor that in all these cases the defaulted tax should be specified in the order of the Magistrate and made recoverable as if it were a fine and that Magistrate cannot split up this tax and give relief in regard to a portion of the year, are correct. The learned advocates for respondents contend that the Magistrate was justified in the course which he has adopted, because under the law as it stood when these offences were committed the present provision that in cases of convictions under Section 15 (b) the Magistrate having to specify in the order the tax which the person convicted has failed to pay and the tax so specified being made recoverable as if it were a fine did not exist, and that to pass such an order would offend Articles 20 and 265 of the Constitution of India. I have carefully considered the application of both there articles and find that there is no substance in this contention. So far as Article 20 is concerned which prohibits retroactive criminal laws or ex post facto laws, the scope of that Article is nothing more than that no person shall be convicted of any offence under any law not in force at the time of the commission of the offence and secondly, that no person shall be subject to a penalty greater than that which might have been inflicted under the law in force at the time of the commission of the offence. The Sales Tax Act existed at the time of the commission of the offence and also at the time of the conviction for the offence. Then turning to the second contention, it is stated that when the tax is made recoverable as a fine it imposes a penalty greater than that which might have been inflicted before the Act was amended. In advancing this argument it is overlooked that any change in the mode of execution is not bad for its being ex post facto : see holden v. Minnesota 137 US 483) and Rooney v. North Dakota 1905 (198) US 319 ). A statute merely regulating procedure and leaving untouched all the substantial protection with which existing law surrounds a person accused of crime is not within the constitutional inhibition of ex post facto laws : Thompson v. Utah 1898 (170) US 343) and Winston v. State 118 ALR 719 ). Even a statute which changes the punishment that may be imposed for a crime thereto for committed would be ex post facto only if it prescribes or permits the imposition of a greater sentence, which is not the case here, and not when it reduces the punishment, as is the case here : People Ex Rel Pincus v. Adams 110 ALR 1303)and Sakt v. Justices Court 167 ALR 833 ). It will be noticed that before the amendment any person who wilfully acted in contravention of any of the provisions of this Act shall on conviction be liable to a fine of Rs. 1, 000 and where the breach is a continuing breach, to a further fine which may extend to Rs. 50 for every day after the first, during which the breach continues. This has been omitted in the amended section. Therefore, this new provision amounts to nothing more than an alteration of procedure which does not make the act which was not an offence to be an offence or imposes a greater penalty than what was the case before. Before the Act was amended, under Section 10 when the tax assessed was not paid and there was default the amount could be recovered as if it were an arrear of land revenue just as now it has been made as if it were a fine. The recovery by the procedure prescribed in the Madras Revenue recovery Act is one of the modes of realizing the tax. But this is not the only mode. The Crown can even sue as on a debt within a period of six years (Article 120 of the Limitation Act), see Inderchand v. Secretary of State 1942 AIR (Pat)87; get a decree and realise the debt by attachment of property as an ordinary debt. Suit for taxes is governed by Article 120 of the Limitation Act : See larkana Municipality v. Kaloomal Ponoomal 1938 AIR (Sind) 48); Masand Motiram v. Shekarpur Municipality 1936 AIR (Sind) 184); Mathura Prasad v. Special Officer, gaya Municipality 1938 AIR (Pat) 192); Dipnarain v. A. D. M. 1933 AIR (Pat) 65); president of the Guntur Municipal Commission v. S. Padmaraju ( 1878 (3)ILR (Mad) 124); Raja of Vijianagaram v. Tammanna 1937 AIR (Mad) 217); Attakoya v. Kunhikoya 1939 AIR (Mad) 877); Ut Badrunnissa v. Municipal Board, Agra 1939 air (All) 510 ). Thirdly, the tax can after 1-1-1948 be recovered also as fine by a Magistrate on conviction under Section 15 (b) or 15 (d) of the Act. The recovery of the tax as if it were a fine does not impose a greater penalty than the other two modes. Even though tax collectable as arrear of land revenue may not be a first charge, the general principle of law preferring the Crown's debt to that of the subject when both stand on the same footing, nevertheless applies : People's Bank v. Secretary of State 1935 AIR (Sind) 232 ). Thus, the crown has priority over other unsecured creditors and when the property of an assessee is attached in execution of a simple money decree and money is deposited in court, since the attachment by a decree-holder creates no right in property, the Crown can step in and recover any tax due to the Government without suit or attachment : See Secretary of State v. Ma Nyein Me 1937 air (Rang) 380; Varadachari v. Secretary of State 1936 AIR (Mad) 602) and manickam Chettiar v. Income-tax Officer, Madura. In the case of the collection of the tax as land revenue, the mode is indicated in the Madras Revenue recovery Act (II of 1864 ). Under Section 5 of the Madras Revenue Recovery Act the arrear of revenue with interest and costs can be recovered by the sale of the defaulter's movable or immovable property or by execution against the person of the defaulter. The procedure regarding movable property is governed by distraint as set out in Sections 8 to 21 and sale of immovable property, by sections 25 to 35 regulating attachment, and by Sections 36 to 47 regulating sale; and in regard to the procedure for arrest this is governed by Sections 48 and 49. I do not see how the recovery of the tax as if it were a fine would be a greater penalty because it is open to the Court, in deserving cases, not to prescribe default sentences and the realization of the fine otherwise than by default sentence of imprisonment is regulated by Rule 290a of the Criminal rules of Practice, which is certainly far less onerous than the corresponding provisions under the Madras Revenue Recovery Act. In such cases if steps taken in regard to the sale of movables fail, the fine can even be written off. Therefore, Article 20 does not apply to this case; and on this footing the application of Article 265 does not arise. On this conclusion the contentions of the Public Prosecutor are found to be correct and the orders of the lower court as they stand cannot be allowed to stand. The orders of the lower court are modified to the extent that in addition to the fines imposed in all these cases the taxes due by the respective respondent and for which these prosecutions had been launched will stand added and they are made recoverable as if they were fines. Petitions allowed. Petitions allowed. Crl. R. Cases Nos. 98, 106, 107, 109, 110 and 111 of 1952.- As separate appeals against acquittal have been preferred in these cases by the State and are pending, these petitions are dismissed. Petitions dismissed.;


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