S M BOSE Vs. SECY BOARD OF REVENUE
LAWS(ORI)-1953-2-3
HIGH COURT OF ORISSA
Decided on February 11,1953

S M BOSE Appellant
VERSUS
Secy Board Of Revenue Respondents

JUDGEMENT

MOHAPATRA, J. - (1.) THIS is a reference made by the Board of Revenue, Orissa under the provisions of Section 29, Orissa Agricultural Income -tax Act. The question referred to us is 'whether on the facts of the case as recorded above, the salami of Rs. 20,768/ - received by the petitioner Shri S. M. Bose, Proprietor of Rutton Estate, Tuisipur. Cuttack towards settlement of agricultural lands constitutes agricultural income or capital gains'. The question arises under the following facts; The petitioner realised the above sum of Rs. 20,768/ - as salami by settling tenants in respect of certain Nijchas, Nijjote, Anabadi and Nilam -Kharid lands of the Rutton Estate, Tuisipur, Cuttack. The petitioner's case is that settlements are oral and the tenants have obtained occupancy right by virtue of the settlements. The rents have been fixed by an enquiry in accordance with the rents paid in respect of similar lands in the vicinity. Indeed, the rent is not the village rent. The salamis are fixed by auction. In the statements submitted to us, we get it, there is no evidence that the present rent of settlement should be higher than the rent of similar lands in the neighbourhood. Earring any such evidence, prima facie, the rent fixed should be taken as fair rent and presumption of merger of rent in the salami goss. It is to be mentioned, the evidence in the case was entirely the returns and affidavits filed by the petitioner. No further enquiry has been held and the facts stated in the statements submitted by the Board of Revenue on 17 -10 -51, do not appear to be disputed. It is to be examined under the facts appearing as above in the statements of the Board of Revenue, whether the salami of Rs. 20,000/ - and odd is to be deemed as agricultural income as defined under the provisions of the Act. The learned Advocate appearing on behalf of the Agricultural Income -tax authorities relies upon Section 2 Clause (a)(1) for the purpose of definition of the words 'agricultural income'. It runs as follows : '(1) any rent or income derived from land which is used for agricultural purposes, and is either assessed to land revenue in the Province of Orissa or subject to a local cess or rate assessed and collected by officers of the Crown as such;' He emphasises upon the words 'income derived from land which is used tor agricultural purposes'. The word 'income', it is true, is a word very difficult and perhaps not possible to define in any precise and general formula. Its definition has, however, been approached in many decisions of their Lordships in Privy Council. I cannot put in better language than that of Sir George Lowndes in the case - - 'Commr. of Income -tax. Bengal v. Shaw Wallace & Co.', AIR 1932 P. C. 138 (A). His definition was : 'Income, their Lordships think, in this Act connotes a periodical monetary return 'coming in' with some sort of regularity, or expected regularity, from definite sources. The source is not necessary one which is expected to bs continuously productive, but it must be one whose object is the production of a definite return excluding anything in the nature of a mere windfall. Thus income has bepn likened pictorialiy to the fruit of a tree, or the crop of a field. It is essentially the produce of something which is often loosely spoken of as 'capital'. But capital, though possibly the source in the case of income from securities is in most cases hardly more than an element in the process of production.' This definition was followed again by Lord Russell in the case of - -'Gopal Saran Narain Singh v. Commr. of Income -tax, B. & O.', AIR 1935 P. C. 143 (B). The matter again came for discussion before the same Board in a case coming from Patna in the famous 'Ramgarh Case, - - 'Kamakshya Narain Singh v Commr. of Income -tax', B. & O.', AIR 1943 P. C. 153 (C). The definition was very slightly modified in that decision to the extent that a reference to the analogy of fruit, or increase to sowing or reaping or periodical harvests is not very happy. But nevertheless, the position is absolutely clear that income connotes a periodical monetary return 'coming in' with some sort of regularity, or expected regularity, from definite sources. From this point of view, a single nonrecurring payment by way of salami cannot ordinarily be taken to be an income.
(2.) WHETHER salami is income within the meaning of the Income -tax Act or Agricultural Income -tax Act has come for determination in several cases before their Lordships of the Patna High Court and it is the consistent view taken by Patna High Court in many decisions that salami paid to the landlord at the time of settlement of agricultural land cannot be regarded as income as a matter of law. Where salami can be regarded as payment of rent in advance it can lightly be regarded as income. Where, however, salami could not be regarded as a payment of rent in advance, it could not be regarded as income and would, therefore not be taxable. Prima facie, salami is not income and it is for the Income -tax authorities to show that there do exist facts which would make the salami income. We would only quote the precedent in the case - - 'Province of Bihar v. Pratap Udai Nath Sahi Deo', AIR 1941 Pat 289 (3. B.) (D), which is a case under the Bihar Agricultural Income -tax Act. Harries C. J. after a review of all the decisions laid down the position of law as indicated above. It, therefore, appears to be settled law that it cannot be laid down as a hard and fast rule that salami can in no case be taxable. The question in each case would depend upon the facts in that case, the criterion being whether in that particular case the premium received is a part of the rental paid in advance. If not, then the single non -recurring payment salami cannot be taken to be a taxable income. The same view has also been taken in the recent decision of the Pat. High Court in the case - - 'Commr. of Income -tax B and O. v. Kamakshya Narain Singh', AIR 1947 Pat 252 (E). Now, as in the present case, it has been found as a fact that 'the rent fixed should be taken as a fair rent and presumption of merger of rent in the salami goes' we would answer the question that the salami of Rs. 20,768/ - received by the petitioner Shri S. M. Boss towards settlement of agricultural lands does not constitute agricultural income and as such, is not taxable and is capital receipt. The reference is disposed of accordingly. Hearing fee is assessed at Rs. 100/ -. Panigrahi, J. I agree with the order proposed by my learned brother and would like to add a few words.
(3.) THE petitioner settled by auction the occupancy right in certain Nij -chas, Nij -jote, Anabadi and Nilam -Kharid lands in his estate. The purchase money fetched at the auction was entered in his accounts as salami, and an annual rent was fixed for the different plots of land at varying rates. The salami does not represent the market -value of the land in the area and the finding of fact is that it is in fact much lower than the value of similar lands in the neighbourhood. The Assistant Collector of Agricultural Income -tax inferred from this fact that as the salami is low it must be presumed that it represented a part of the annual rent commuted into cash payment. In his view, therefore, it constitutes agricultural income and is liable to be taxed. The Board of Revenue came to a contrary conclusion, on the facts, and held that as the lands were at the absolute disposal of the landlord and the occupancy right in them was transferred to the bidders at the auction the money realised at the auction was in the nature of a capital receipt and not income from, land. The Board also held that the rent fixed for the land was prima facie a fair rent and that it could not be legitimately inferred whether any part of the rent went into the fixation of the salami. On these findings the following reference has been made to this Court: 'Whether on the facts of the case as recorded above the salami of Rs. 20,768/ -/ - received by the petitioner Sri S. M. Base, proprietor of Rattan Estate, Tulsipur, Cuttack, during his settlement of agricultural lands, constitutes agricultural income or capital gains'. ;


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