MUNICIPAL COUNCIL Vs. STANDARD LIFE ASSURANCE COMPANY
LAWS(PVC)-1900-10-20
PRIVY COUNCIL
Decided on October 12,1900

MUNICIPAL COUNCIL Appellant
VERSUS
STANDARD LIFE ASSURANCE COMPANY Respondents

JUDGEMENT

- (1.) The decree in favour of the plaintiff is impugned on the ground that the substantial question in the case has been wrongly decided and on the ground that the action to recbver the money-paid was barred by the provisions of Section 262 of the Act IV of 1884 (Madras).
(2.) In regard to the substantial question there are two points to be considered--it has to be ascertained whether the Company was exercising any art, profession, trade, or calling specified in the schedule to the Act and whether to the Company exercised such art, profession, trade, or calling within the Municipality within the meaning pi the 53 section. The business of life insurance does not appear in the schedule as one of the business or trades in respect of which a tax may be levied, and therefore, it would seem that the plaintiff Company whose business is that of life insurance could not by any possibility be liable. But it is said that, as the schedule includes in its list of denominations, "carrying on business as a company," any company that does carry op busin6ss becomes chargeable whether or not its business is otherwise one of the kinds mentioned in the schedule. Now there are several difficulties in the way of this construction. Considering t?he terms of the section one would expect to find in the schedule a catalogue of arts, professions, trades and callings, but the schedule does not strictly correspond with the section, since it gives a list of persons, and not of trades or professions order to apply the schedule to the present case we should have to say that the transaction of the business of a company is designated by the Legislature as a trade or calling. Ordinary people in making a list of trades or callings would make their classification with reference to the nature of the employment and without regard to the question whether the business was transacted by individual persons or by an incorporated company, and they would not denote the business of companies in general as one of the known trades or callings. That is one difficulty in the way of the Council. Another difficulty is that whereas the schedule denotes a banker or barrister as a person who may be taxed, it does not in similar language? declare that any company may be taxed. It is apparently person "carrying on business as a company" who is to be taxed. What that is intended to mean we do not pretend to know, but it can hardly mean "a company carrying on business as a company." It that was intended it was easy to say so in plain language. Whether it was one individual person or the company that was in contemplation of the Legislature, it is also difficult to believe that all companies without reference to the nature of their business were intended to be included. No limitation is placed on the meaning of the word Company and therefore it must denote companies incorporated not for purposes of gain as well as ordinary trading companies. It is said that the Act was amended in consequence of the decisio in Corporation of Calcutta V/s. Standard Marine Insurance Company, (1896) A.C. 325 which apparently turned on the language of an Act similar to the original Madras Act of 1884. That may be so, and it is true that this Court in I.L.R. 21 M. 5 considered that an effective amendment of the Act had been made. But we cannot suppose that the learned Judges intended to decide authoritatively a point which wast in no way before them. The meaning of the Legislature is in our opinion so doubtful that we are unable to say, with the certainty requisite in cases where taxation is involved, that c6mpanies carrying on the business of insurance are liable to be taxed under the Act.
(3.) If there is any doub as to that question, there is certainly none as to the question whether this particular company was doing business within the Municipality. On the facts the case is undis-tinguishable from Grainger Gongh (1896) A.C. 325 In that case as in this, there was an agent employed to canvass, and take orders for another person, with no power to make contracts. An attempt was made to distinguish the cases on the ground that according to Section 4 of the Indian Contract Act, the acceptance of a proposal is not binding on the acceptor until he becomes aware of it. That rule of law has in our opinion no bearing whatever on the question where a man's trade or business is carried on. That is a question. of fact and we can see no reason why it should not receive in this country the same answer as that which was given in the House of Lords. On the ground that the company was not doing business in Cocanada, the Municipality went beyond their powers in exacting the tax.;


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