V G VAKHAN Vs. GOVERNMENT OF THE PROVINCE OF MADRAS
LAWS(MAD)-1952-3-11
HIGH COURT OF MADRAS
Decided on March 28,1952

V.G.VAKHAN Appellant
VERSUS
GOVERNMENT OF THE PROVINCE OF MADRAS Respondents

JUDGEMENT

RAJAMANNAR, C.J. - (1.) THIS appeal arises out of a suit filed by the appellant in the Court of the Subordinate Judge of Cochin for a declaration that certain orders passed by the Deputy Commercial Tax Officer, by the Commercial Tax Officer on appeal and by the Board of Revenue on revision in respect of sales tax assessment for 1945-46 are illegal, ultra vires, unauthorised and opposed to the provisions of the Madras General Sales Tax Act and the rules framed thereunder. The learned Subordinate Judge dismissed the suit and hence the appeal. The facts of this case can be better understood by first referring to the material provisions of the Madras General Sales Tax Act (Act IX of 1939) and the rules framed thereunder. THIS Act was amended in 1947 and 1949. But we are concerned in this case with the provisions of the Act as they stood before these amendments. The descriptive title of the Act is :- "An Act to provide for the levy of a general tax on the sale of goods in the Province of Madras." The following definitions in Section 2 are important. "(b) 'dealer' means any person who carries on the business of buying or selling goods * * * Explanation (2). - The agent of a person resident outside the Province who carries on the business of buying or selling goods in the Province shall be deemed to be the dealer in respect of such business for the purposes of this Act." * "(c) 'goods' means all kinds of moveable property other than actionable claims, stocks and shares and securities and includes all materials, commodities and articles "(h) 'sale' with all its grammatical variations and cognate expressions means every transfer of the property in goods by one person to another in the course of trade or business for cash or for deferred payment or other valuable consideration, but does not include a mortgage, hypothecation, charge or pledgeExplanation. - A transfer of goods on the hire purchase or other instalment system of payment shall notwithstanding the fact that the seller retains the title in the goods as security for payment of the price, be deemed to be a sale." "(i) 'turnover' means the aggregate amount for which goods are either bought by or sold by a dealer, whether for cash or for deferred payment or other valuable consideration provided that the proceeds of the sale by a person of agricultural or horticultural produce grown by himself or grown on any land in which he has an interest whether as owner, usufructuary mortgagee, tenant or otherwise, shall be excluded from his turnover." *
(2.) SECTION 3 is the charging section and is in the following terms :- "3. (1) Subject to the provisions of this Act, every dealer shall pay in each year a tax in accordance with the scale specified below :- (a) If his turnover does not exceed Five rupees twenty thousand rupees. per month (b) If his turnover exceeds twenty One half of one per cent. thousand rupees of such turnover Provided that any dealer whose turnover in any year is less than ten thousand rupees shall not be liable to pay the tax under this sub-section for that year." * There is another proviso which is not relevant. Section 3(2) provides that the turnover for all the purposes of the Act shall be determined in accordance with, and the tax shall be assessed, levied and collected in such manner and in such instalments as may be prescribed by the rules made by the Government. Every dealer whose turnover is Rs. 10, 000 or more for a year shall submit such return or returns of his turnover in such manner and within such periods as may be specified in the rules made under sub-section (2) of Section 3 [Section 9(1)]. If the assessing authority is satisfied that any return so submitted is correct and complete he shall assess the dealer on the basis thereof [Section 9(2)(a)]. If no return is submitted before the prescribed date or if the return submitted appears to the assessing authority to be incorrect or incomplete the assessing authority shall proceed to determine the turnover in accordance with the rules, provided that before taking action under this clause the dealer shall be given a reasonable opportunity of proving the correctness and completeness of any return submitted by him. Section 10 provides for the recovery of the tax, Section 11 for appeals against the orders of assessment and Section 12 for revision by the Board of Revenue. An officer duly empowered by the Provincial Government may require any dealer to produce before him the accounts and other documents and to furnish any other information relating to such business [Section 14(1)]. Section 14(2) provides for inspection of accounts and registers, goods, offices, shops etc.In exercise of the powers conferred by sub-section (2) of Section 3 of the Act rules were framed called the Madras General Sales Tax (Turnover and Assessment) Rules, 1939. Rules 6(2) provided that every dealer commencing business after the first day of October, 1939, whose estimated net turnover for the first twelve months of his business is not less than Rs. 10, 000 shall, within 30 days of commencing his business submit to the assessing authority of the area in which his principal place of business is situated a return in Form A1 showing his estimated gross turnover and the net turnover for the first 12 months of his business. Rule 6(3) ran thus :- "Every dealer commencing business who has not submitted a return under sub-rule (2) but whose turnover reaches Rs. 10, 000 within the first 12 months of the commencement of the business, shall, within 30 days of the day on which his turnover reaches Rs. 10, 000 submit to the assessing authority of the area in which his principal place of business is situated a return in Form A1." *
(3.) RULE 11(1) is in the following terms :- "Paragraph 1. Every dealer liable to submit a return under RULE 6, except those who have elected to be assessed by the method prescribed in RULE 13, shall, on or before the first day of May in every year submit to the assessing authority of the area in which his principal place of business is situated a return in Form A showing the actual gross and net turnover for the preceding year. Paragraph 2. Every dealer not liable to submit a return under RULE 6 who has a net turnover of not less than Rs. 10, 000 for any year shall unless he has elected to be assessed by the method prescribed in RULE 13 submit to the assessing authority of the area in which his principal place of business is situated, a return in Form A showing the actual gross and net turnover for that year on or before the first day of May of the succeeding year and thereafter for every year on or before the first day of May immediately following such year." *;


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