IN RE: YONGNAM ENGG. & CONSTRUCTION (PTE.) LTD Vs. STATE
LAWS(AR)-2010-2-6
AUTHORITY FOR ADVANCE RULINGS
Decided on February 01,2010

In Re: Yongnam Engg. And Construction (Pte.) Ltd. Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE applicant is a company incorporated in Singapore engaged in the business of mechanical and civil engineering and fabrication and erection of steel structures. Delhi International Airport (Private) Ltd. (DIAL) appointed Larsen & Toubro (L&T) as a contractor for engineering, procurement and construction for setting up a new Passenger Terminal Building ('PTB') at IGI Airport, Delhi. L&T has sub -contracted the structural steel work of PTB to the applicant by means of a sub -contract dated 27 -2 -2008. In relation to the consideration received for offshore supplies covered by the said sub -contract agreement, the applicant has sought advance ruling under section 245Q(1) of the Income -tax Act, 1961 on the following question : - On the facts and circumstances of the case, whether the amount received/ receivable by the applicant from Larsen & Toubro Limited for offshore supply and delivery of overseas fabricated items are liable to tax in India under the provisions of the Income -tax Act, 1961 and India -Singapore Double Taxation Avoidance Agreement ('Tax Treaty') ? At the outset, it needs to be mentioned that this application is a repetition of the earlier Application No. 783/2008 filed by the same applicant in respect of the same transaction/contract and a similar question. The application was disposed of by this Authority on 17 -6 -2009 with the observations made therein. This Authority could not decide the question raised in that application for the reason that the applicant, in spite of being given adequate opportunities, failed to respond and present the relevant facts, documents and clarifications. This Authority declined to answer the question as the factual details were lacking. However, the legal position in regard to the offshore supply of goods was noted by the Authority at paragraph 3. Then, it was observed : - 3.1 Though that is the legal position, the question can only be dealt with in the light of the actual facts in the applicant's case especially the modalities of the offshore supply transactions. Therefore, the real question that arises for consideration is whether any part of the consideration relating to offshore supplies of goods viz., items fabricated and procured abroad under the contract with L&T would constitute income that accrues or arises or is deemed to accrue or arise in India. This calls for examination of the material features and terms of the contract and the actual events in order to find out whether the case of the applicant falls within the ratio and reasoning of the Supreme Court in Ishikawajima case. As highlighted later, the applicant has not come forward with the details in this regard. 5. From the above clauses in App. 5 and even from the main Agreement dated 22 -7 -2008, it is not clear as to who the exporter is and if the applicant is not exporter, what role it has played in the export of overseas fabricated items. At what point of time the payment was made and the ownership of the goods passed and what are the precise modalities of the transaction are not clear. The difficulty in understanding the entire transaction in a proper perspective is heightened by the fact that App. 5 to the Agreement contemplates high -seas purchase contract being executed by and between L&T and DIAL, the applicant not being a party to such contract. The basic averment of the applicant that it effected high -sea sale of the overseas fabricated equipment and received the payment in Singapore dollars thus remains unsubstantiated. We are at a loss to know as to what exactly happened in this case. No clarification has been given, no sequence of events have been set out and no documents relevant to the offshore supplies of goods have been furnished in spite of putting the applicant on notice. We have before us only the sub -contract Agreement in a truncated form. As per App. 2 -A 1.2, the sub -contractor assumes all the main contract responsibilities and liabilities for the sub -contract works. The 'main contract' has not been filed to understand what are those responsibilities. Some other relevant documents such as performance bond and the conditions of sub -contract, being the "core clauses of the NEC Engineering and Construction Sub -contract" (referred to in para 2.5 of the Agreement) may have to be scrutinized, but they are not placed before us. 6. Then, as regards the permanent establishment also, this Authority wanted certain facts to be brought on record especially with regard to the activities undertaken by the applicant, apart from the import of goods. But, the applicant has not chosen to avail of the opportunity given by the Authority. At no point of time, the appellant's representative or the counsel was present and no written representation or clarification on facts has been furnished. In these circumstances, we are left with no option but to decline to answer the questions raised. The learned counsel for the Revenue has also expressed his inability to assist the Authority in the absence of necessary facts and documents. 7. The second question is inter -related to the first question. When we are not in a position to answer the first question for want of factual details, this question too defines an answer..... Thus the question is riddled with ambiguity and contradiction. In view of the lack of response on the part of the applicant and in the absence of any clarification in the application, we are not in a position to give a ruling on this question also. In conclusion, the application was 'disposed of' recording the above observations.
(2.) IT is also relevant to extract the proceedings recorded by this Authority on 13 -2 -2009 after the first hearing of the case : - We have gone through the contents of the application and the annexed documents. We find that the documents furnished are not in complete shape e.g. Appendix -3 & 8 which may have bearing on the case have not been furnished. Secondly, the chain of documents relating to offshore supplies from the date of shipment up to the date of clearance from the port are not made available. Copies of the 'High -seas purchase contract', commercial invoice, bill of lading etc. referred to in the application have also not been filed. Presumably, the applicant by now would have imported the equipment from abroad in connection with the contract. Hence, the applicant should file all the documents taking two concrete instances of import of equipment/material so that we may have clear picture of the modus operandi of the transactions. An affidavit/supplementary statement of facts shall be filed explaining those documents. In spite of this order, there was no response from the applicant. The applicant has now come forward with a fresh application furnishing more factual details and additional documents. It may be mentioned that the applicant had not even offered any explanation for its lack of response and failure to furnish the requisite details/clarifications. However, a week after the present application was heard, a letter has been sent by the authorized signatory, on 29 -1 -2010 stating that the then General Manager (overseas) who received the notices from this Authority (apart from the authorized representative) "disappeared without trace from September 2008". Even if this vague averment is correct, there was sufficient time for the applicant to check on the progress of the case by contacting the authorized representative or by making alternative arrangements. We are, therefore, not satisfied with this belated explanation.
(3.) SECTION 245R of the Income -tax Act, 1961 reads thus : - 245R Procedure on receipt of application. -(1) On receipt of an application, the Authority shall cause a copy thereof to be forwarded to the Commissioner and, if necessary, call upon him to furnish the relevant records : Provided that where any records have been called for by the Authority in any case, such records shall, as soon as possible, be returned to the Commissioner. (2) The authority may, after examining the application and the records called for, by order, either allow or reject the application : Provided that the Authority shall not allow the application where the question raised in the application, - (i) is already pending before any income -tax authority or Appellate Tribunal [except in the case of a resident applicant falling in sub -clause (iii) of clause (b) of section 245N] or any court; (ii) involves determination of fair market value of any property; (iii) relates to a transaction or issue which is designed prima facie for the avoidance of income -tax [except in the case of a resident applicant falling in sub -clause (iii) of clause (b) of section 245N] : Provided further that no application shall be rejected under this sub -section unless an opportunity has been given to the applicant of being heard : Provided also that where the application is rejected, reasons for such rejection shall be given in the order. (3) A copy of every order made under sub -section (2) shall be sent to the applicant and to the Commissioner. (4) Where an application is allowed under sub -section (2) , the Authority shall, after examining such further material as may be placed before it by the applicant or obtained by the Authority, pronounce its advance ruling on the question specified in the application. (5) On a request received from the applicant, the Authority shall, before pronouncing its advance ruling, provide an opportunity to the applicant of being heard, either in person or through a duly authorized representative. Explanation. -For the purposes of this sub -section, 'authorized representative' shall have the meaning assigned to it in sub -section (2) of section 288, as if the applicant were an assessee.;


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