SHROFF AND CO D D Vs. COMMISSIONER OF INCOME TAX
LAWS(BOM)-1962-7-16
HIGH COURT OF BOMBAY
Decided on July 16,1962

D.D.SHROFF Appellant
VERSUS
COMMISSIONER OF INCOME TAX Respondents


Referred Judgements :-

INCOME TAX OFFICER V CIRCLE MADRAS VS. S K HABIBULLAH [REFERRED TO]


JUDGEMENT

TAMBE, J. - (1.)ON drawing up a statement of case the Tribunal has referred the following three questions under sub-s. (2) of s. 66 of the Indian IT Act (hereinafter referred to as the Act) :
"(1) Whether the Tribunal was justified in holding that the two sums of Rs. 11,250 (rupees eleven thousand two hundred and fifty) and Rs. 5,000 (rupees five thousand) paid to D. N. Dastur and J. R. Kanga respectively were not in the nature of recoupment for the loss which they suffered by reason of the premature termination of the partnership and premature deprivation of the partnership rights before the full expiry of the term of five years of the partnership ? (2) Whether the Tribunal was justified in law in holding that the said sum of Rs. 16,250 (rupees sixteen thousand two hundred and fifty) is liable to be apportioned under the first proviso to s. 26 (1) among four partners including the said Dastur and Kanga ? (3) Whether the Tribunal was justified in law in directing the ITO to modify the assessment in the individual cases of Dastur and Kanga and their share income in spite of the fact that their assessments had become final and binding on the Department on the decision of the Tribunal in their cases ?"

(2.)SHRI D. D. Shroff, his son, SHRI R. D. Shroff, SHRI Dastur and SHRI Kanga entered into a partnership for carrying on the business of auditors, accountants and income-tax consultants. The terms agreed to by these four partners are as per exhibit-A to the statement of case. The partnership commenced from 1st Feb.,1949, and its duration was for a period of five years. Sri D. D. Shroff held seven annas' share and the other three held 3 annas' share each. The accounting year of the firm was the calendar year. The firm was known as "D. D. Shroff & Co." It appears that some time in 1950, disputes arose between the partners, and SHRI Dastur and SHRI Kanga went out of partnership on 8th Oct., 1950. On 10th Oct., 1950, D. D. Shroff and R. D. Shroff paid a sum of Rs. 22,500 to the two outgoing partners, Dastur and Kanga. The material part of the receipt passed by these two partners is in the following terms :
"Received from M/s Dinsha Darabshaw Shroff and Rutton Dinsha Shroff the sum of Rs. 22,500 in full settlement and satisfaction of all our dues and claims against them and/or their firm of M/s D. D. Shroff & Co., chartered accountants (in which we have ceased to be partners by mutual agreement as from the 8th day of October, 1950), under or by virtue of the partnership agreement of the said firm dt. 7th March, 1949, or otherwise howsoever including our shares in the capital profits and outstandings of the said partnership up to the date of our ceasing to be partners as aforesaid. In consideration of the said payment we acknowledge that the said partnership business and all the profits, outstandings and assets of the said firm belong solely and absolutely to the said M/s Dinsha Darabshaw Shroff and Rutton Dinsha Shroff who have the sole right to carry on and continue the said firm on their own account as from the 8th day of Oct., 1950, and we will be practising as chartered accountants either in partnership or individually from the 8th day of October, 1950, in Bombay or at any place or places in the Republic of India."

After 18th Oct., 1950, the business of the partnership firm was carried on by the remaining two partners, D. D. Shroff and R. D. Shroff, and the shares were readjusted, D. D. Shroff holding 12 annas share and R. D. Shroff 4 annas. The retiring partners, Dastur and Kanga, carried on business individually. For the asst. yr. 1951-52 only one assessment was made on the firm. The accounting period, however, was divided into two periods : (1) from 1st Jan., 1950, to 10th Oct., 1950, and (2) from 11th Oct., 1950, to 31st Dec., 1950. We are here concerned with the first period of 1st Jan., 1950, to 10th Oct., 1950, and the dispute centres round the sum of Rs. 16,500 out of the aforesaid sum of Rs. 22,500 paid by D. D. Shroff and R. D. Shroff to the outgoing partners, Dastur and Kanga. It is not in dispute that Rs. 6,000 out of the said amount of Rs. 22,500 represents contributions to the capital made by these two partners. The dispute which arose relates to the said balance of Rs. 16,500. The ITO held that it represented the share in profits received by Dastur and Kanga and in this view of the matter it was taxed in the hands of Dastur and Kanga. The ITO, however, in the case of the assessment of the firm, did not allow the said amount of Rs. 16,500 holding that it was in the nature of capital expenditure, and on this basis concluded the assessment of the firm. The assessment orders of the ITO in the case of the individual assessments of the two partners, Dastur and Kanga, and of the firm are of date 12th Nov., 1951. Feeling aggrieved by the inclusion of the said amount of Rs. 16,500 in their individual assessments, Dastur and Kanga appealed to the AAC. Feeling aggrieved by the disallowance of the said amount of Rs. 16,500 in its assessment, the firm represented by M/s D. D. Shroff and R. D. Shroff went up in appeal to the AAC. In the appeal of the firm the AAC confirmed the order of the ITO. The appeals filed by Dastur and Kanga in the case of their individual assessments were allowed by the AAC. Feeling aggrieved by the orders made by the AAC in the individual assessments of Dastur and Kanga, the CIT filed two appeals before the Tribunal : one against J. R. Kanga and the other against D. N. Dastur. Feeling aggrieved by the disallowance of the said amount of Rs. 16,500 the firm also went up in appeal before the Tribunal. It appears that these appeals were not heard together. The two appeals by the CIT against the partners were heard and dismissed by the Tribunal on 11th March, 1954. The appeal filed by the firm, it appears, was heard some time in the year 1956, and the Tribunal by its order dt. 12th March, 1956, remanded the case and asked for a further report on certain points. After the remand report was received, the appeal was again heard after issuing notices both to Mr. Dastur and Mr. Kanga and these two ex-partners were also heard at the time of hearing the appeal. The Tribunal held that on 8th Oct., 1950, the firm was not dissolved but there was only a change in the constitution of the firm and, therefore, the case was governed by the provisions of sub-s. (1) of s. 26 of the Act. The Tribunal further held that the payment of the amount of Rs. 16,500 to the two partners, Dastur and Kanga, was not compensation paid in consideration of their relinquishment of their share in the partnership but on the other hand the payment was in the nature of sharing income earned by the firm consisting of all the four partners and, therefore, was liable to be taxed in the hands of these two partners. The contention raised by the two partners that the aforesaid finding of the Tribunal would amount to the enhancement of the tax liability of the two partners, their assessments having become final, was not accepted by the Tribunal. On these aforesaid findings, the Tribunal directed the apportionment of the total income of the firm. Applications made by the two ex-partners, Dastur and Kanga, under sub-s. (1) of s. 66 of the Act failed. As already stated, the Tribunal has now submitted the aforesaid three questions under sub- s. (2) of s. 66 of the Act to this Court.

On the first question Mr. Amin appearing for the two partners contends that the amount of Rs. 16,500 received by these two partners was nothing but compensation received by them for the relinquishment of their shares and, therefore, is not income in their hands. He placed reliance on the decisions in CIT vs. Sind Central Provident Funds Society Ltd (1939) 7 ITR 33. and V. Rangaswami Naidu vs. CIT (1957) 31 ITR 711. The argument advanced is founded on the terms of cl. (21) of the partnership deed and it would be convenient to read it at this stage :

"(21). In the event of the determination of the partnership by efflux of time or any other cause whatsoever the said Dara Nasserwanji Dastur or his legal representatives and the said Jamshedji Rustomji Kanga or his legal representatives shall be entitled to be paid only their said respective shares in such of the net profits of the partnership business earned up to the date of such determination as are comprised in and based upon such of the bills in respect of matters completed by the firm by the said date of determination for fees and remuneration as may be actually payable to the firm by the said date and as may be settled by the said Dinsha Darabshaw Shroff and actually received by the firm in respect of such bills, and subject thereto all other profits and the partnership business and the assets and outstandings of the firm shall belong solely and absolutely to the said Dinsha Darabshaw Shroff and Rutton Dinsha Shroff or the survivor of them and failing such survivor to the legal representatives of the said Dinsha Darabshaw Shroff."

(3.)IT is the argument of Mr. Amin that under this clause, on determination of the partnership, all that Dastur and Kanga were entitled to get was a share in the bills which have actually been recovered by the firm up to the date of determination. IT is an admitted position that by the date of determination of the partnership all the bills had not been received by the firm and, therefore, Rs. 16,500 which has been paid to the two partners, could not be a share in the profits nor could it be in the nature of income. IT would necessarily follow that it was compensation paid for relinquishment of their partnership rights in the firm. We are unable to construe this term to mean that the two partners were entitled to get only a share in the fees which were till then recovered and not which were earned till the date of determination of the firm. Apart from it, even assuming that on a true construction of this clause, the two partners, Dastur and Kanga, were entitled to receive only a share in the fees actually recovered till that date and not in the fees though earned had remained unrecovered, even then, that clause would not come in the way of the other two partners, viz., the Shroffs, from giving a share to Dastur and Kanga in the fees that had been earned up to the date of the determination of the partnership but which had remained unrecovered. The real question which falls for consideration is what really has been paid to the outgoing partners at the time they went out. Whether the amount of Rs. 16,500 represented the amount of compensation or represented the share of profits in the income of the firm. What happened then is evidenced by the receipt passed by the two partners at the time they received the amount of Rs. 22,500 and it is clear from the receipt that the said amount of Rs. 22,500 constituted three items : (1) share in the capital; (2) share in the profits and (3) share in the outstandings. IT is an admitted position that Rs. 6,000 out of the said amount of Rs. 22,500 represented the capital contributed by the two partners. The balance of Rs. 16,500 thus could only be the share of Dastur and Kanga in the profits and outstandings. IT, therefore, follows that the said amount cannot in any sense be called a compensation for relinquishment of their share in the partnership. The two decisions on which reliance was placed by Mr. Amin, therefore, have no application to the facts of the present case. Our answer to the first question is in the affirmative.
On the second question Mr. Amin argued that on 8th Oct., 1950, the firm was dissolved and there was not merely a change in the constitution of the firm and, therefore, the provisions of sub- s. (2) of s. 26 and not sub-s. (1) of s. 26 would apply. Again the answer is in the receipt and it does not speak of any dissolution, but on the other hand speaks of these two partners ceasing to be partners in the partnership firm. The receipt further acknowledged that on their ceasing to be partners in the partnership business all the assets, profits and outstandings of the said firm belonged solely and absolutely to the said M/s D. D. Shroff and R. D. Shroff, who have the sole right to carry on and continue the said firm. These being the terms of the receipt, there is no force in the contention raised by Mr. Amin. Our answer to the second question, therefore, is also in the affirmative.



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