STATE OF MYSORE Vs. MYSORE SPINNING AND MANUFACTURING COMPANY LIMITED
LAWS(SC)-1960-9-32
SUPREME COURT OF INDIA (FROM: KARNATAKA)
Decided on September 14,1960

STATE OF MYSORE Appellant
VERSUS
MYSORE SPINNING AND MANUFACTURING COMPANY LIMITED Respondents







JUDGEMENT

- (1.)Civil Appeals 75 and 76 of 1957 have been filed by the State of Mysore and the Sales Tax Officer, Bangalore, while in Civil Appeals 355 and 356 of 1957 the Commissioner of Sales Tax in Mysore, Bangalore, is the appellant. Both the sets of appeals have been filed on certificates granted 'by the High court of Mysore under Article 133 (I) (c) of the Constitution. The question of law involved in all these appeals is as regards the proper construction of section II of the Mysore Sales Tax Act, 1948 (hereinafter REFERRED TO as the Act).
(2.)Civil Appeals 75 and 76 of 1957 arise out of a common judgment and order of the High court of Mysore dated 29/09/1955. in Writ Petition No. 39 of 1954 and Civil Petition No. III of 1954 relating to the Mysore Spinning and Manufacturing Co. , Ltd. , Bangalore, and the Minerva Mills Ltd. , Bangalore, respectively and these are the respondents in the respective appeals before us. The two companies are undercommon management. The Minerva Mills Ltd.-the appellants in Civil Appeal No. 76 of 1957-deal inter alia in cotton yarn and cotton cloths For the. quarter ending 31/12/1951, the 6 Sales Tax Officer, II Circle, Bangalore, assessed the company for sales tax on their turnover. There was no dispute about the turnover or the assessment, but the company who held a licence under section 5 of the Mysore Sales Tax Act for dealing in yarn, cloth etc. manufactured in their mills, were in doubt as to whether their licence would or would not cover their sales of waste cotton and dust. If the licence that the company held did not cover these sales, the sales would have been liable, by reason of the provision in rule 2 (e) of the Schedule to the Act, read with section 5 (ii) of the Act, to tax at an enhanced rate of Rs. 1-9-0 instead of Re. 0-8-0 for every Rs. 100. 00 of their turnover. As the company did not wish to take any risk in the matter, they provisionally collected what they termed "deposits" from their purchasers, of sums representing the deference in the tax between the two rates, on the distinct understanding and condition that the excess amount collected would be refunded to the purchasers immediately it became clear that the sales of these items were covered by their licence. The total amount received by the company in this manner amounted, in the relevant quarter, to Rs. 130-15-5. The Sales Tax Officer, who dealt with the assessment of the company for the quarter, held that the licence which it held for dealing in cotton cloth and yarn did cover these sales of cotton-waste and dust, with the result that tax at the higher rate was not payable on the turnover represented by these sales. But he nevertheless held that the amount of Rs. 130-15-5 collected by the dealer in the circumstances narrated, was payable to the government under section 11 (2) of the Mysore Sales Tax Act, notwithstanding that the dealings in respect of which the amount was received were not liable to tax at that rate under the appropriate charging S. of the Sales Tax Act. Against the order of the Sales Tax Officer the company preferred an appeal to the Deputy Commissioner which was dismissed on the same reasoning and similarly a revision to the Commissioner of Sales Tax, but the latter officer referred on 19/07/1951, the question of law raised by the company to the High court for determination by it under section 16 of the Act. The question referred was:
"Whether the sum of Rs. 130-15-5 collected by the. petitioner company in the quarter ended December 1951 in its bills under the head 'deposit' at 3 pies per rupee on the above to cover sales tax subject to refund, if any, as stated in the revision petition in the circumstances set out therein attracts the provisions of section II of the Mysore Sales Tax Act and therefore the petitioner company was liable to pay the said amount to the government. If not whether the petitioner company is 737 entitled to refund of the said amount of Rs. 130-15-5 already paid by it under protest. "

(3.)Before this reference came on for hearing, the Mysore Spinning and Manufacturing Co. , which is the respondent in Civil Appeal No. 75 of 1957, filed Writ Petition No. 39 of 1954 in the High court for the issue of an appropriate writ or direction under Article 226 of the Constitution preventing the respondents-the State of Mysore and the Sales Tax Officer, Bangalore-from collecting from them a sum of Rs. 12,775-13-2 as amounts payable to government under section 11 (2) of the Act. The matters set out in the affidavit in support of this petition were not contraoverted. They were that all the sales in respect of which the sums totalling RS. 12,775-13-2 were collected were in the course of inter-State trade, which had been' effected during 1952-53, that various interpretations had been put by several governments and sales tax departments on the scope of Article 286 (2) of the Constitution, that when the Commissioner of Sales Tax was addressed by the company to ascertain whether the sales being covered by Article 286 (2) were therefore not liable to sales tax, they had been told that it was a matter which was for the Supreme court to decide, and in this state of uncertainty the company collected by way of abundant caution amounts from purchasers as "tax contingency deposits"-to be refunded in the event of the sales being held not liable to tax.
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