COMMISSIONER OF INCOME TAX Vs. GLENMARK PHARMACEUTICALS LTD
LAWS(BOM)-2017-2-269
HIGH COURT OF BOMBAY
Decided on February 02,2017

COMMISSIONER OF INCOME TAX Appellant
VERSUS
Glenmark Pharmaceuticals Ltd Respondents

JUDGEMENT

- (1.) This Appeal under Section 260A of the Income Tax Act, 1961 (the Act) challenges the order dated 13th November, 2013 passed by the Income Tax Appellate Tribunal (the Tribunal). The impugned order is in respect of Assessment Year 2008-09.
(2.) This appeal raises the following questions of law for our consideration : "(i) Whether on the facts and in the circumstances of the case and in law the Tribunal is justified in deleting the addition of Rs.11,51,24,333/ to the income of the Assessee Company made by the Assessing Officer on account of guarantee commission chargeable to its Associate Enterprises? (ii) Whether on the facts and in the circumstances of the case and in law, the Tribunal was right in deleting the interest charged under Section 234B of the Act in view of the Supreme Court decision in JCIT v/s. Rolta India Ltd., 2011 330 ITR 470? (iii) Whether on the facts and in the circumstances of the case and in law, the Tribunal was justified in deleting the addition made by the Assessing Officer amounting to Rs.6,88,842/ on account of outstanding creditors under Section 41(1) of the Income Tax Act even though these liabilities had been outstanding for more than three years and had ceased to exist?"
(3.) Regarding question no.(i): (a) We note that the impugned order of the Tribunal while allowing the assessee's appeal holding that the Arms Length Price of Corporate Guarantee cannot be determined on the basis of comparison with Bank Guarantee and relied upon the decision of its Coordinate bench in the case of M/s. Everest Kento Cylinders Ltd. (ITA no.542/Mum/2012A.Y. 2007-08). Mr. Suresh Kumar, the learned counsel appearing for the Revenue very fairly states that being aggrieved with the above order in M/s. Everest Kento Cylinders Ltd., the Revenue had filed an appeal to this Court raising an identical issue viz. Income Tax Appeal No.1165 of 2013 (CIT v/s. M/s. Everest Kento Cylinders Ltd.). By an order dated 8th May, 2015 the above appeal was not entertained. (b) As no distinction in facts and/or law has been shown to us in this appeal which would warrant taking a different view on this very issue from that taken by this Court in M/s. Everest Kento Cylinders Ltd. , we follow the same. (c) Accordingly, question no.(i) as proposed does not give rise to any substantial question of law for the reasons indicated in our order dated 8th May, 2015 in CIT v/s. M/s. Everest Kento Cylinders Ltd. . Therefore not entertained. 3. Regarding question no.(ii): (a) It is an undisputed position that issue arising herein was a subject matter of consideration by this Court in CIT v/s. JSW Energy Ltd., 2015 379 ITR 36. In the above decision this Court held that there would be no liability to pay interest under Section 234B of the Act in view of a retrospective amendment made to Section 115JB of the Act. This on the ground that at the time of making the payment of advance tax the respondent was under no obligation to pay advance tax and the same arose only on account of retrospective amendment to the law which came post the conclusion of the previous year relevant to the subject assessment year. The aforesaid decision of this Court in JSW Energy Ltd. followed and approved the decision of the Calcutta High Court in Emami Ltd. v/s. CIT, 2011 337 ITR 470, wherein it was held that the decision of the Supreme Court in JCIT v/s. Rolta India Ltd., 2011 330 ITR 470, would not apply. This on the ground that the Apex Court in Rolta (India) Ltd. would not apply to the facts in Emami Ltd. as observed therein, "whether an assessee can be said to be defaulter in payment of advance tax, if he had no liability to make payment of such tax on the last date of the final year preceding the relevant Assessment year....". The liability to interest under Section 234B of the Act would only arise as a consequence of failure to pay advance tax. (b) In the above view, as question no.(ii) stands concluded by the decision of this Court in JSW Energy Ltd. , no substantial question of law arises. Thus not entertained.;


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