COMMISSIONER OF SERVICE TAX Vs. VALIA CONSULTANCY
LAWS(CE)-2015-1-139
CUSTOMS EXCISE AND GOLD(CONTROL) APPELLATE TRIBUNAL
Decided on January 22,2015

Appellant
VERSUS
Respondents

JUDGEMENT

M.V.RAVINDRAN, J. - (1.)THESE two appeals are directed against Order -in -Appeal No. PK/96/2008, dated 30 -6 -2008. Appellant/assessee is in appeal against the impugned order for confirming the demand of Service Tax liability.
(2.)Revenue is in appeal for non -imposition of interest and penalty on the appellant/assessee. Appellant/assessee has also filed a Cross Objection against the appeal filed by the Revenue. Heard both sides and perused the records.
On perusal of the records we find that the period involved in this case is 2001 to 2004. It transpires from the records that the appellant/assessee during the relevant period had received some payment from Financial Technology India Pvt. Ltd., Netfinex. Com India Ltd. and Multi Commodity Exchange of India for rendering services to them and though accounted in the balance sheet, did not discharge the service tax liability. This allegation was taken in the show cause notice dated 16 -2 -2005. The appellant/assessee took a stand before the adjudicating authority as well as the first appellate authority that the services rendered by them are towards the development of software and system analysis for internet based trading services. These services are not covered under the "Management Consultancy Services" and benefit of exemption was available. Both the lower authorities did not agree with the contentions of the appellant/assessee. We called for the records and checked the invoices under which the appellant/assessee had billed the service recipient i.e. Financial Technology India Pvt. Ltd., Netfinex. Com India Ltd. and Multi Commodity Exchange of India. The invoices clearly indicate that the said consultation services are provided towards software and system development charges. It is on record as noted by the first appellate authority that the service of Design and Development of Computer Software rendered by the appellant/assessee are covered under Information & Technology Services would fall under Section 65(105)(zzze) and came into tax net in 2008. In our considered view, if the services rendered by the appellant/assessee are in respect of computer software then the tax liability may arise on them only from 2008. In our view the appellant/assessee has made out a strong case in their favour.

(3.)IN view of the foregoing, we hold that the services rendered by the appellant/assessee during the period in question will fall under the Consulting Engineers Services with exemption from the payment of Service Tax liability. The appeal filed by the appellant/assessee is allowed with consequential relief, if any. Appeal filed by the Revenue is rejected as we have held in favour of the appellant/assessee. Cross Objection filed by appellant/assessee is also stands disposed of.
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