ANTARIM ZILA PARISHAD Vs. BHARAT COLD STORAGE PRIVATE LTD
LAWS(ALL)-1965-2-9
HIGH COURT OF ALLAHABAD
Decided on February 18,1965

ANTARIM ZILA PARISHAD Appellant
VERSUS
BHARAT COLD STORAGE (PRIVATE LTD.) Respondents




JUDGEMENT

C.B. Capoor, J. - (1.)THIS second appeal has been preferred by the Antarim Zila Parishad, district Farrukhabad.
(2.)BHARAT Cold Storage Private Ltd., the respondent, to the appeal, was assessed by the appellant for the assessment year 1.956-57 to a tax of Rs. 2,000 on the circumstances and property of the respondent aN appeal was preferred against the order of assessment to the District Magistrate of Farrukhabad which was not pressed and was dismissed on the 3rd of May, 1956. The contention raised by the respondent company before the assessing authority and the appellate authority was that during the period under consideration it suffered a loss to the tune of Rs. 17,339 and, as such, it was not liable to be assessed to circumstances and property tax. That contention did not find favour with the assessing authority and has been reiterated in the suit filed by the respondent company against the appellant for an injunction restraining it from realising the amount of tax assessed. 2-a. The suit was resisted by the appellant, inter alia, on the ground that the civil Court had no jurisdiction to entertain the suit in view of the provisions of Section 131 of the District Boards Act, 1922. That plea was repelled by the trial and the lower appellate Courts and the suit for injunction was decreed. Aggrieved by the judgment and decree of the learned Civil Judge, Farrukhahad, this appeal has been filed.
The only contention advanced on behalf of the appellant is that the suit was not cognizable by the civil Court, The relevant provisions of the U. P. District Boards Act, 1922 are contained in Sections 108, 114, 115, 128 and 131. Section 108 inter alia, empowers District Board to continue a tax already imposed on persons assessed according to their circumstances and property in accordance with Section 114. The relevant portion of the last mentioned section rims as below:-- "The power of a Board to impose a tax on circumstances and property shall be subject to the following conditions and restrictions, namely- (a) the tax may be imposed on any person residing or carrying on business in the rural area, provided that such person has so resided or carried on business for a total period of at least six mouths in the year under assessment. (b) no tax shall be imposed on any person whose total taxable income is less than Rs. 200 per annum." Section 11.5 provides for the framing of preliminary proposals. Section 128 provides for the filing of an appeal against an assessment or any alteration in assessment of a tax on circumstances and property to the District Magistrate or such other officer as may be empowered by the State Government in this behalf. Section 131 had better be quoted in extenso. It runs, as below:-- 1. "No objection shall be taken to a valuation or assessment, nor shall the liability of a person to be assessed or taxed be questioned in any other manner or by any other authority than is provided under this Act or under the United Provinces Local Rates Act, 1940. 2. The order of the appellate authority confirming, setting aside or modifying an order in respect of valuation or assessment or liability to assessment or taxation shall be final, provided that it shall be lawful for the appellate authority, upon application or on his own motion, to review any order passed by him in appeal by a further order passed within three months from the date of his original order." It has been specifically provided in the last mentioned section that the liability of a person to be assessed or taxed is not to be questioned and the valuation of an assessment is not to be objected to in any other manner or by any other authority than the one provided, inter alia, under the Act. Jurisdiction of the civil or criminal courts to question the valuation or assessment or the liability of a person to assessed or taxed has been expressly barn Another fact which emerges from the provisions of law is that the order of the appellate authority is final except to this extent that it is open to that authority itself to review any order passed by it in appeal. It, therefore, appears that under the provisions of the District Boards Act an appeal can be filed against the order of assessing authority and that the order of the appellate authority shall be final except that it can be reviewed by that authority itself. The order is not liable to be challenged or questioned in the municipal Courts of the land.

The contention advanced on behalf of the respondent was that as during the period under consideration the income that accrued to it was less than Rs. 200/- it was not liable to be assessed to tax and that a suit was not maintainable in the civil Courts challenging the order of assessment. On a plain reading of Section 131 referred to above such a suit would not lie. Reliance on behalf of the respondent has been placed upon the following rulings; 1. District Board, Farrukhabad v. Prag Dutt, AIR 1.948 All 382; (2) Secretary of State v. Mask and Co., AIR 1940 PC 105; (3) Devi Prasad v. Municipal Board, Kanauj, ILR (1950) All 72: (AIR 1946 All 741); and (4) Municipal Board, Mau Nath Bhanjan v. Raghunath Prasad, AIR 1954 All 121.

(3.)IN the first of the aforesaid cases Prag Dutt and others filed a suit in the civil Court challenging the tax assessed on them on the ground that they did not carry on any business within the area under the management of the District Board and were, therefore, not liable to pay the tax. The trial Court recorded a finding against the plaintiffs on that question. On appeal it was urged on behalf of the plaintiffs that in view of the professions Tax limitation Act (XX of 1941) they were not liable to be assessed to circumstances and property tax in excess of Rs. 50/. This contention found favour with the learned District Judge and the view expressed by him was upheld by a Full Bench of this Court. The aforesaid decision is, therefore, an authority for this proposition only that if by virtue of a certain provision of law maximum amount of tax has been prescribed and the assessing authority has assessed tax in excess of the maximum limit, a civil suit can lie to challenge the order of assessment. The leading judgment of the Full Bench was delivered by Malik C.J. and he is reported to have made the following observations at page 385 column 1: "I will take up the question of the jurisdiction of the civil Court first. If an assessment is made within the frame work of the Act but the assessment is wrong it may not be possible for the civil Court to give to the asses-see any relief and his remedy may be confined to an appeal under the Act. If, on the other hand, the assessment complained of is beyond the competence of the Board and is, therefore, an illegal imposition, the civil Court should certainly have jurisdiction to interfere."
The decision in the second case far from supporting the contention advanced on behalf of the respondent negatives it. The dispute between the Mask and Co. and the Custom Authorities was as to whether the betel nuts which were imported by the former were boiled or raw sliced. The Custom Authorities has assessed duty on the footing that the betel nuts were boiled. After exhausting the remedies provided under the relevant Act Mask and Co. filed a suit in the civil Court. The suit was dismissed on the ground that the civil Court had no jurisdiction to entertain it. The decision of the question hinged on a consideration of the provisions of the Sea Customs Act. Section 188 of that Act reads as follows:-- "188. Any person deeming himself aggrieved by any decision or order passed by an officer of Customs under this Act may within three months from the date of such decision or order, appeal therefrom to the Chief Customs Authority, or in such cases as the Local Government directs to any Customs-Collector and empowered in that behalf by name or in virtue of his office by the Local Government........." Every order passed in appeal under this Section shall, subject to the power of revision conferred by Section 191 be final." It will have been noticed that Section 188 of the Sea Customs Act did not expressly exclude the jurisdiction of the civil and criminal Courts and despite that the jurisdiction of the civil Court was held to be barred. Section 131 of the U. P. District: Boards Act, as has already been noticed, clearly bars the jurisdiction of an authority other than the one provided in the Act to question the legality of any valuation or assessment or the liability of a person to be assessed or taxed.

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