HUMAYUN PROPERTIES LTD Vs. COMMISSIONER OF INCOME TAX
LAWS(CAL)-1961-4-13
HIGH COURT OF CALCUTTA
Decided on April 05,1961

HUMAYUN PROPERTIES LTD. Appellant
VERSUS
COMMISSIONER OF INCOME TAX Respondents

JUDGEMENT

P.B. MUKHARJI, J. - (1.) THIS income-tax reference under s. 66(1) of the IT Act raises the following question of law for decision : "Whether, on the facts and circumstances of the case, the sum of Rs. 2,17,182 claimed as an expenditure on renovation was allowable as a deduction in computing the business income of the assessee-company ?"
(2.) THE facts briefly are as follows : THE assessee-company, Humayun Properties Ltd., carries on business of cinema exhibitors. Amongst other houses, it is the owner of the two well-known show houses in Calcutta, called the Light House and the New Empire. THE accounting year ended on 30th Sept., 1949. During that year of account the assessee incurred certain expenses which it called as "renovation expenses". Under the head "New Empire renovation", the expenditure amounted to Rs. 91,994-10-9 and under the head "Light House renovation", the expenditure amounted to Rs. 1,48,318. THE ITO allowed 10% of the claim as current repairs and disallowed Rs. 82,796 for new Empire renovation and also disallowed Rs. 1,34,386 as Light House renovation. THE total of these disallowed renovation expenditure amounted to Rs. 2,17,182. THE AAC upheld the ITO's disallowance of Rs. 2,17,182. THE Tribunal also affirmed the decision holding that the renovation was not in the nature of current repairs within the meaning of s. 10(2)(v) of the IT Act. THE Tribunal expressly states that the only question before them was whether renovation was current repairs and whether in part it can be allowed as current repairs. It referred to the decision of Ramkishan Sunderlal vs. CIT (1951) 19 ITR 324 (All) : TC15R.319, a decision of the Allahabad High Court of Mallick C.J. and Bhargava J., and the Madras decision of Satyanarayana Rao J. and Raghava Rao J. in CIT vs. Sree Rama Sugar Mills Ltd. (1952) 21 ITR 191 (Mad). The main question on this reference is the interpretation of the words "current repairs" in s. 10 (2)(v) of the IT Act which reads as follows : "Such profits or gains shall be computed after making the following allowances, namely : In respect of 'current repairs' to such buildings, machinery, plant or furniture, the amount paid on account thereof." As usual there are a number of conflicting decisions on the meaning and interpretation of the expression "current repairs". A brief review of them is both inevitable and essential. The first decision is that of the Allahabad High Court in Ramkishen Sunderlal vs. CIT (supra), a decision of the Division Bench of Mallick C.J. and Bhargava J. It quotes the well-known observations of Buckley L.J. in Lurcott vs. Wakely and Wheeler (1911) 1 KB 995 at 923-4 (CA), where it is said that the words "repair" and "renew" are not words of clear contrast, for repair always involves renewal and repair may be restoration by renewal or replacement of subsidiary parts of a whole, and where renewal, as distinguished from repair, is said to be reconstruction of the entirety, meaning by the word "entirety" not necessarily the whole but substantially the whole subject-matter. The Allahabad High Court in Ram Kishen's case (supra) observed : "In the Indian IT Act the word 'repair' is further qualified by the word 'current' which would further restrict its meaning to petty repairs, usually carried out periodically and will not include repair or renewal costing a large sum of money which has to be spent after a machine has been run for a number of years."
(3.) THE next case is of the Madras High Court in CIT vs. Sree Rama Sugar Mills Ltd. (supra), a decision of a Division Bench of Satyanarayana Rao and Raghava Rao JJ. THEre in that case Satyanarayana Rao J. observed at page 197 as follows : "Renewal is a repair if it is only restoration by renewal or replacement of subsidiary parts of a whole. If, on the other hand, it amounts to a reconstruction of the entirety or of substantially the whole of the subject-matter it is not a repair but a reconstruction. THE test, therefore, which decides the question whether a thing is a repair or not is to see whether the act actually done is one which in substance is a replacement of defective parts or a replacement of the entirety or a substantial part of the subject-matter." THE same learned judge then proceeded to analyse the well-known decisions of the Judicial Committee in Rhodesia Railways Ltd. vs. IT Collector, Bechuanaland (1933) 1 ITR 227 (PC) and Highland Railway Co. vs. Balderston (1889) 2 Tax Cases 485 (Exch) and also the decision of Rowlatt J. in Bullcroft Main Collieries Ltd. vs. O'Grady (1932) 17 Tax Cases 93 (KB), and then disagreed with the view of the Allahabad High Court by holding at page 202 of the report : "THE dictionary meaning of the word 'current' is not petty, but it means 'belonging to the present time, prevailing', and with great respect to the learned judges, it is difficult to accept such a restricted construction of the expression 'current repair' in the clause." Raghava Rao J., who delivered a separate judgment in that case, expressed the view that the replacement of the old boiler by the new boiler was a case of repair but was not current repair within the meaning of s. 10(2)(v) of the IT Act. The next case is of the Punjab High Court in CIT vs. Ranjit Singh (1955) 28 ITR 14 (Punj) : TC15R.243, a decision of a Division Bench of Bhandari C.J. and Falshaw J. This was also a hotel repair case. This case, however, as pointed out by Falshaw J., shows that a sum can be allowed as the cost of repairs and can be held at the same time not to be a capital expenditure in spite of the fact that the expenditure in a particular year happened to be specially heavy on account of the fact that it was undertaken to remedy the effect of several years of wear and tear or neglect and also in spite of the fact that such expenditure might not be necessary for some time to come after the repairs have been effected. But at page 22 of the report Falshaw J., dealing with the Allahabad decision construing "current repairs" as "petty repairs", observed as follows : "I am not at all sure that I entirely agree with this view if it means that the only test is that a particular item of expenditure must be one which is constantly recurring and not one which may only recur after a few years and it seems to me that other factors must also be taken into consideration." ;


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