SAKHIGOPAL COCOANUT GROWERS CO-OPERATIVE SOCIETY Vs. STATE OF ORISSA
LAWS(ORI)-1953-7-2
HIGH COURT OF ORISSA
Decided on July 20,1953

SAKHIGOPAL COCOANUT GROWERS CO-OPERATIVE SOCIETY Appellant
VERSUS
STATE OF ORISSA Respondents

JUDGEMENT

NARASIMHAM, J. - (1.) THIS is a petition under Article 226 of the Constitution against the order of the Sales Tax Officer, Puri, directing the petitioner to pay sales tax in respect of the sales of cocoanuts valued at Rs. 3,291-12-0 to certain firms in Raipur (Madhya Pradesh) and Manbhum (Bihar). The petitioner is a co-operative society of cocoanut growers carrying on its business at Sakhigopal in the district of Puri. The admitted facts are as follows :-
(2.) THE petitioner collected cocoanuts from various persons in Orissa and sold them to several dealers in Raipur and Manbhum. The purchasing firms placed orders with the petitioner and also paid some money in advance. On receipt of such orders, the petitioner indented for railway wagons, loaded them with cocoanuts and booked them by rail to Raipur and Manbhum and sent the railway receipts to the purchasing firms either through bank or through V.P.P. The purchasing firms obtained custody of the railway receipts on payment of the full price inclusive of transport charges and them took delivery of the cocoanuts at the places of destination. There was no evidence before the Sales Tax Authority, adduced by either side, to show that the cocoanuts were actually consumed in Raipur or in Manbhum. The petitioner, however, claimed exemption from sales tax in respect of these transactions relying on Article 286(1)(a) of the Constitution. The Sales Tax Officer, however, disallowed its claim saying that it was the petitioner's duty to prove that the goods were actually consumed in Raipur or in Manbhum and in the absence of any reliable evidence to that effect, clause (1)(a) Article 286 read with the Explanation to that clause would not apply and that the transactions of sale were liable to taxation in Orissa by virtue of the general power of taxation conferred by the Orissa Sales Tax Act, 1947, as adapted after the Constitution. After the admission of this petition under Article 226 further time was given to the petitioner to prosecute its appeal before the Assistant Collector of Sales Tax who is the immediate appellate authority of the Sales Tax Officer. The appeal was, however, dismissed on practically the same ground as those that weighed with the Sales Tax Officer, namely, that the burden of proof of actual consumption in Manbhum or Raipur, as the case may be, lay on the petitioner. Thereupon, Mr. Mohanty pressed for the hearing of this petition under Article 226. On behalf of the State of Orissa the Advocate-General contended that in cases of this type where the Orissa Sales Tax Act itself provided an equally convenient alternative remedy for the aggrieved party to apply for revision to the superior Sales Tax Authority and to request that a case may be stated for the decision of the High Court (see Sections 23 and 24), it was not appropriate to invoke the powers of this Court under Article 226. On this larger question we wish to reserve our opinion because it appears that by the order of this Court dated 29th August, 1952, while admitting this petition, the petitioner was led to think that after the disposal of its appeal by the Assistant Collector of Sales Tax this petition would be put up for final hearing. The petitioner can therefore reasonably contend that it was misled by this order into thinking that after the failure of its appeal before the Sales Tax Appellate Authority it could press for the hearing of this petition instead of applying to the superior Sales Tax Authority for revision under Section 23 of the Sales Tax Act or requesting for the statement of a case to the High Court under Section 24.
(3.) COMING to the merits of this case the main question for consideration is whether on the aforesaid admitted facts the State of Orissa have no power to tax these sales. Whether the State of Bihar or the State of Madhya Pradesh, as the case may be, have the power to tax these sales is a question with which we are not primarily concerned. On behalf of the State of Orissa it was urged that the power of the State to tax a transaction of sale in Orissa is derived from Entry 54 of List II of Schedule VII read with Article 246 of the Constitution. It was however conceded that if Article 286(1)(a) were to apply, the power of the Government to tax these sales would cease to exist; but it was urged that as Article 286(1)(a) was in the nature of an exception it was the duty of the petitioner to show that these sales came within the scope of that Article.;


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