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TAJVEER SINGH V/S STATE OF U.P., decided on Thursday, January 9, 1997.
[ In the High Court of Allahabad, C.M.W.P. No. 36087 of 1994. ] 09/01/1997
Judge(s) : R.A. SHARMA & KUNDAN SINGH
Advocate(s) : J.P. Pandey.
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tajveer,singh,of,up,

  "1997 JIR 354"  







judgment - (1) THE respondents in vited tenders for constructing drains cul vert etc. in response to which petitioners submitted their tenders. As per terms of the tender tenderers whose tenders are ac cepted have to deposit two percent of the contract amount as earnest money and ten percent of the contract amount as security deposit which were liable to be refunded if the work is completed within the prescribed time. However if the tenders fail to com plete the work within the specified time the said amount was liable to be forfeited petitioners tenders were accepted. An in timation to that effect was given to them by a letter dated 24-6-1994. By the same letter the petitioners were required to make security deposit and also to supply non-judi cial stamps for execution of the appropriate deed containing the offer of the said amount as security. In paragraph 4 of the writ peti tion it has been stated that on the basis of the Government instructions the respon dents are demanding the stamp duty from the petitioners on the security deposit at the rate of Rs. 125/- per thousand if the deposit is made in cash and at the rate of Rs. 62.50 per thousand if the deposit is made in terms N.S.C. or F.D.R. Being aggrieved by the direction contained in the said letter re quiring them to deposit the stamp duty the petitioners have filed this writ petition. 2. We have heard the learned counsel for the petitioners and the learned Standing Counsel. 3. A special Bench of this Court in M/s. Hindustan Sugar Mills Ltd. v. State of U.P. and others AIR 1972 Allahabad 8 has laid down that a security bond is chargeable with a duty under Article 57 Schedule of the Stamp Act. A Special Bench of Delhi High Court in Chief Controlling Avenue Authority v. Mar shall Produce Brokers Pvt. Ltd AIR 1980 Delhi 249 has held that the amount of security deposit paid for the performance of the contract of lease is chargeable under Article 57 Schedule IB. Recently a Division Bench of this Court in Sripal Goel v. Deputy Director (Construction) (Civil Misc. Writ Petition No. 30837 of 1995) decided on 18-3-1996 has reiterated the same principle holding that stamp duty on such an agreement is to be paid under Ar ticle 57 Schedule 1B of the Stamp Act. The position is thus settled that a security deed; chargeable with duty under Article 57 of Schedule 1B. 4. The Supreme Court in Board of Revenue v. A. M. Ansari AIR 1976 SC 1813 has laid down that the sum which is offered as security is not a mortgage and therefore is not liable to stamp duty under Article 35(C) of the Stamp Act. In this case a full Bench decision of this Court in Rishideo Sondhi v. Dhampur Sugar Mills AIR 1947 Allahabad 190 wherein it was held that an instrument in which specific amount is of fered as security is not a mortgage deed was cited with approval. 5. This writ petition is accordingly al lowed. The impugned order so far as it demands stamp duty from the petitioners on security deposit is quashed. The respondent will be free to realise the stamp duty if not already from the petitioners under Article 57 Schedule 1B of the Stamp Act as amended by the State of U. P. In view of the facts and circumstances of the case there shall be no order as to costs. Petition allowed.