BHARATI AXA GENERAL INSURANCE CO. LTD Vs. DIRECTOR OF INCOME TAX
LAWS(AR)-2010-8-1
AUTHORITY FOR ADVANCE RULINGS
Decided on August 06,2010

Bharati AXA General Insurance Co. Ltd. Appellant
VERSUS
Director of Income Tax (International Taxation) Respondents

JUDGEMENT

P.V. Reddi, J. (Chairman) - (1.) THE applicant (BAGI) is a company incorporated in India on 13th July, 2007 to undertake the business of general insurance. AXA Asia Regional Centre Pvt. Ltd. (AXA ARC) is a company incorporated in Singapore and it is a part of the AXA group of companies. It acts as a Central service organization which caters to the requirements of AXA group companies in the region. The applicant entered into a Service Agreement with AXA ARC for receiving assistance such as business support, marketing information technology support services and strategy support etc. from AXA ARC. The applicant states that these services are merely advisory in nature and are procured with the intention of carrying on business in line with the best practices followed by other AXA group entities globally.
(2.) THE applicant submits that the services provided by AXA ARC are not "a one off transaction" but they are meant to support the applicant's functioning on a continuous basis. For providing these services no employee of AXA ARC will physically visit India. AXA ARC has no business establishment in India. The applicant has stated that for the services rendered by it, AXA ARC charges a fee based on the actual cost incurred plus a markup of 5%. As per service agreement, the "actual costs and expenses" includes cost incurred directly or indirectly by AXA ARC in providing the services and includes labour cost, office expenses, utilization of IT hardware and software, telecommunications, training and printing & stationery, professional services, depreciation of assets etc. The total cost is apportioned amongst various affiliate entities. The applicant desires to know if AXA ARC has any liability to pay tax in India in respect of the fee received from the applicant. The following questions are framed for seeking advance ruling: 1. Whether the payments made by the applicant to AXA ARC for various services under the terms of the Service Agreement is in the nature of "fees for technical services" within the meaning of the term in Article 12 of the 'Convention between the Government of Republic of India and the Government of Republic of Singapore for the avoidance of double taxation and the prevention of fiscal evasion with respect to taxes on income' ("the India -Singapore Tax Treaty)? 2. Whether the payments made by the applicant to AXA ARC for providing access to applications and to the server hardware system hosted in Singapore and related support under the terms of the Service Agreement is in the nature of "royalty" within the meaning of the term in Explanation 2 to clause (vi) of Section 9(1) of the Act? 3. Whether the payments made by the applicant to AXA ARC for providing access to applications and to the server hardware system hosted in Singapore and related support under the terms of the Service Agreement is in the nature of "royalty" within the meaning of the term in Article 12 of the India -Singapore Tax Treaty?
(3.) BASED on the answers to questions (1), (2) and (3) above, and in view of the facts as stated in Attachment III and also in the light of the declaration provided by AXA ARC and it does not have a permanent establishment in India in terms of Article 5 of the India -Singapore Tax Treaty, whether the payments received by AXA ARC are chargeable to tax in India?;


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