PRINCIPAL COMMISSIONER OF INCOME Vs. M/S. INTERNATIONAL METRO CIVIL CONTRACTORS
LAWS(BOM)-2018-3-360
HIGH COURT OF BOMBAY
Decided on March 07,2018

Principal Commissioner of Income Appellant
VERSUS
M/S. International Metro Civil Contractors Respondents

JUDGEMENT

M.S.SANKLECHA, J. - (1.) This Appeal under Section 260A of the Income Tax Act, 1961 (the Act) challenges the common order dated 26th September, 2014 passed by the Income Tax Appellate Tribunal (the Tribunal) for Assessment Years 2004-05 to 2008-09. This appeal from the common impugned order relates to Assessment Year 2008-09.
(2.) Mr. Walve, the learned Counsel appearing for the Revenue urges the following reframed questions of law: (i) Whether on the facts and in the circumstances of the case and in law, the Tribunal was justified in allowing the claim of the assessee following the AS-7 of the ICAI and by not appreciating the fact that the same is not notified the provisions of Sec.145 of the I.T. Act, 1961? (ii) Whether on the facts and in the circumstances of the case and in law, the Tribunal was justified in deleting overhead expenses @8.5% of the turnover is at Arm's Length Price without considering the fact that TPO has specifically given finding that the assessee could produce evidence for service rendered as overhead expenses by the Joint Venture partners ? (iii) Whether on the facts and in the circumstances of the case and in law, the Tribunal was justified in giving relief for A.Y. 2006-07 relying on findings of A.Y. 2002-03 to 2005-06 considering the fact that taking inquiry in earlier years by Assessing Officer will preclude Assessing Officer to investigate the matter in following years?"
(3.) Regarding Question No.(ii): (a) During the course of the Transfer Pricing proceedings, the Transfer Pricing Officer (TPO) noted that there was an agreement between the assessee and the 5 Joint Ventures (JV partners). This agreement inter alia permitted the JV partners to allocate its head office overhead expenses to the assessee to the extent of 8.5% of the turnover of the assessee. The TPO disallowed the same on the ground that other expenses incurred by the JV partners have been debited in the books of the assessee on being separately computed. Therefore, there was no need to allocate overhead office expenses of JV partners on an adhoc basis to the assessee to the extent of 8.5% of the assessee's turnover. The assessment order was completed on the basis of the transfer pricing adjustment made in TPO's order by disallowing the above expenditure resulting in addition of Rs.19.45 lakhs. (b) In appeal, the Commissioner of Income Tax (Appeals) [CIT(A)] allowed the appeal of the assessee. This by holding that the TPO had brought anything on record to indicate that debiting of overhead expenses were excessive on the basis of comparables i.e. no benchmarking of the expenses. Reliance was also placed upon the Agreement between the JV partners and the assessee. Further, it held that details of overhead expenses were supported by the Auditor's Certificate of the JV partners and along with the detailed working. Thus, the assessment order to the above extent was set aside. (c) Being aggrieved, the Revenue filed an appeal to the Tribunal. The impugned order of the Tribunal examined the agreement entertained into between the JV partners and the assessee. It found that the agreement provides for overhead office expenses of the respective JV partners being allocated to the assessee to the extent of 8.5% of its turnover. Further, the impugned order of the Tribunal also records the fact that the TPO has benched mark the overhead office expenses debited to determine that it was in excess of comparable transactions. The impugned order on facts independently came to the same conclusion as the CIT(A) that the TPO was correct in stating that the respondent had furnished the details in support of his claim for allocation of overhead office expenses to the extent of 8.5%. This was found to be incorrect as the respondent assessee has furnished the Certificate of Auditors of the JV partners indicating its overhead charges. The impugned order further records the fact that for the earlier Assessment Years 2004-2006 and 2005-06 on identical facts, the TPO did challenge the claim of overhead expenses of the respondent's JV being debited with a cap of 8.5% of the turnover of the assessee. (d) We note that the issue urged by the Revenue is essentially one of finding of facts on which both the CIT(A) and the Tribunal have upheld the assessee's stand. The Revenue has shown that the finding of fact are perverse in any manner. (e) In the above view, no substantial question of law arises for our consideration. Thus, entertained.;


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