INDIAN STEEL AND WIRE PRODUCTS LTD Vs. COMMISSIONER OF INCOME TAX
LAWS(CAL)-1976-3-29
HIGH COURT OF CALCUTTA
Decided on March 11,1976

INDIAN STEEL AND WIRE PRODUCTS LTD. Appellant
VERSUS
COMMISSIONER OF INCOME-TAX Respondents







JUDGEMENT

Dipak Kumar Sen, J. - (1.)This reference under Section 256(1) of the Income-tax Act, 1961, initiated at the instance of the assessee in respect of the assessment years 1965-66, 1966-67 and 1967-68 involves the question whether the assessee. The Indian Steel & Wire Products Ltd., Calcutta, who manufactures and processes wire rods will be entitled to rebate allowed under the 1965 Finance Act and deduction allowed in the 1966 Finance Act incorporating Section 80E in the Income-tax Act, 1961, by reason of its products, namely, wire rods, coming within the definition of the item or an article or thing in item 1 of Part III of the 1965 Finance Act and under item 1 of the Fifth Schedule to the Income-tax Act, 1961. The description of item 1 in both Part III of the 1965 Finance Act as also in the Fifth Schedule of the Income-tax Act, 1961, is as follows : "Iron and steel (Metal), ferro alloys and special steel."
(2.)The facts found and/or admitted as appearing in the statement of the case and the annexures thereto may be shortly stated as follows : The assessee manufactures steel wire rods in coils and straight lengths. These wire rods are sold as such and are also further processed in wire mills for the manufacture of annealed wire, galvanised wire, barbed wire, nails, bolts, nuts and rivets.
(3.)In the assessments for the said assessment years the assessee claimed that its product, that is, wire rods, came within item 1 of the list of articles specified in Part III of the First Schedule under the Finance Act, 1965, and, therefore, it was entitled to the extra rebate for the assessment year 1965-66. For the assessment years 1966-67 and 1967-68, the assessee claimed deduction on similar provisions under the subsequent Finance Act of 1966 read with Section 80E and the Fifth Schedule of the Income-tax Act, 1961. For the assessment year 1965-66 the Income-tax Officer rejected the assessee's claim holding that the assessee only manufactured products of iron and steel and such products did not come within the said item 1 in the specified list in Part III of the First Schedule to the Finance Act, 1965, and as such the assessee was not entitled to the extra rebate.
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