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Cholamandalam Investment and Finance Company Limited, Rep. by its Executive Vice President and Chief Financial Officer, D. Arul Selvan, Chennai v/s Deputy Commissioner of Income Tax, Corporate Circle 1 (1), Chennai & Another


Company & Directors' Information:- L & T FINANCE LIMITED [Amalgamated] CIN = U65990MH1994PLC083147

Company & Directors' Information:- S P FINANCE PRIVATE LIMITED [Active] CIN = U65990MH1979PTC021790

Company & Directors' Information:- V L S FINANCE LIMITED [Active] CIN = L65910DL1986PLC023129

Company & Directors' Information:- S M FINANCE LTD [Active] CIN = L65999TG1984PLC004526

Company & Directors' Information:- J R D FINANCE LTD [Active] CIN = L65999WB1993PLC058107

Company & Directors' Information:- T C I FINANCE LIMITED [Active] CIN = U65920MH1973PLC017042

Company & Directors' Information:- A. V. B. FINANCE PRIVATE LIMITED. [Active] CIN = U65993DL1992PTC049818

Company & Directors' Information:- P V T INVESTMENT LTD [Not available for efiling] CIN = U67120PB1988PLC008068

Company & Directors' Information:- J J FINANCE CORPORATION LTD [Active] CIN = L65921WB1982PLC035092

Company & Directors' Information:- G V S FINANCE PVT LTD [Strike Off] CIN = U65921TG1988PTC008269

Company & Directors' Information:- S T INVESTMENT PRIVATE LIMITED [Amalgamated] CIN = U65993WB1990PTC050032

Company & Directors' Information:- I & D FINANCE PRIVATE LIMITED [Strike Off] CIN = U65191TN1991PTC021369

Company & Directors' Information:- N B A FINANCE LIMITED [Strike Off] CIN = U74899DL1993PLC052393

Company & Directors' Information:- V R V INVESTMENT PRIVATE LIMITED [Active] CIN = U67120WB1985PTC039793

Company & Directors' Information:- T P D FINANCE LIMITED [Strike Off] CIN = U67120RJ1994PLC008051

Company & Directors' Information:- S P INVESTMENT PVT LTD [Active] CIN = U70109WB1961PTC025099

Company & Directors' Information:- C H P FINANCE PVT LTD [Active] CIN = U65921PB1992PTC012788

Company & Directors' Information:- CORPORATE INDIA PRIVATE LIMITED [Active] CIN = U74110DL1999PTC099505

Company & Directors' Information:- V K FINANCE PVT LTD [Strike Off] CIN = U67120WB1991PTC052140

Company & Directors' Information:- J R FINANCE LIMITED [Active] CIN = U65921PB1996PLC017699

Company & Directors' Information:- D A S FINANCE PVT LIMITED [Strike Off] CIN = U65921PB1993PTC012888

Company & Directors' Information:- V L G FINANCE PRIVATE LIMITED [Strike Off] CIN = U65910AP1997PTC027952

Company & Directors' Information:- T D M FINANCE COMPANY PRIVATE LIMITED [Active] CIN = U65923KL1997PTC011601

Company & Directors' Information:- R D P FINANCE PRIVATE LIMITED [Active] CIN = U65929DL1997PTC089092

Company & Directors' Information:- S R K C FINANCE LIMITED [Amalgamated] CIN = U65999TZ1989PLC002445

Company & Directors' Information:- R K N FINANCE PRIVATE LIMITED [Strike Off] CIN = U65191TN1997PTC038377

Company & Directors' Information:- B H G FINANCE PVT LTD [Strike Off] CIN = U65921PB1988PTC008273

Company & Directors' Information:- D G L FINANCE LTD [Strike Off] CIN = U67120TG1993PLC015604

Company & Directors' Information:- K. S. R. INVESTMENT LIMITED [Strike Off] CIN = U65992UP1988PLC010253

Company & Directors' Information:- C R N FINANCE PRIVATE LIMITED [Strike Off] CIN = U74899DL1994PTC062802

Company & Directors' Information:- H AND Z FINANCE PRIVATE LIMITED [Active] CIN = U67190MH1995PTC093153

Company & Directors' Information:- Y AND K FINANCE COMPANY PRIVATE LIMITED [Strike Off] CIN = U74899DL1985PTC019837

Company & Directors' Information:- G B V FINANCE COMPANY PRIVATE LIMITED [Strike Off] CIN = U65110UP1988PTC010219

Company & Directors' Information:- H D FINANCE LTD [Strike Off] CIN = U67120DL1986PLC023675

Company & Directors' Information:- S P INVESTMENT AND FINANCE COMPANY PRIVATE LIMITED [Strike Off] CIN = U65990MH1998PTC116516

Company & Directors' Information:- T M INVESTMENT CO PVT LTD [Active] CIN = U67120WB1971PTC028172

Company & Directors' Information:- T AND C FINANCE LIMITED [Strike Off] CIN = U67120RJ1996PLC012576

Company & Directors' Information:- C C FINANCE PRIVATE LIMITED [Strike Off] CIN = U65191TN1997PTC037805

Company & Directors' Information:- B B P FINANCE COMPANY PRIVATE LIMITED [Strike Off] CIN = U65921PB1996PTC018183

Company & Directors' Information:- G H V FINANCIAL AND INVESTMENT COMPANY LIMITED [Strike Off] CIN = U99999UP1995PLC019056

Company & Directors' Information:- B C K H INVESTMENT CO PVT LTD [Active] CIN = U67120MH1982PTC026819

Company & Directors' Information:- CHENNAI FINANCE CO PRIVATE LIMITED [Under Process of Striking Off] CIN = U65991TN1981PTC009023

Company & Directors' Information:- M G A INVESTMENT COMPANY PRIVATE LIMITED [Strike Off] CIN = U99999MH1980PTC022406

Company & Directors' Information:- H S N FINANCE PVT LTD [Strike Off] CIN = U67120PB1993PTC013900

Company & Directors' Information:- C S FINANCE PRIVATE LIMITED [Strike Off] CIN = U65910GJ1987PTC009799

Company & Directors' Information:- C J P INVESTMENT PVT LTD [Strike Off] CIN = U99999GJ1981PTC004662

    W.P. Nos. 15735 & 15736 of 2021 & W.M.P. Nos. 16637 & 16638 of 2021

    Decided On, 29 July 2021

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE S.M. SUBRAMANIAM

    For the Petitioner: P.S. Raman, Senior Counsel, Vishnu Mohan, Advocates. For the Respondent: M/s. Hema Muralikrishnan, Senior Standing Counsel.



Judgment Text

(Prayer in W.P.No.15735 of 2021 : Writ Petition filed Under Article 226 of the Constitution of India to issue of Writ of Prohibition, prohibiting the Respondents from continuing with the assessment orders and connected proceedings pertaining to levy and recovery of double taxation in respect of income on account of “Excess Interest Spread” in pursuance of the assessment proceedings / assessment order(s) and demand notices or other consequential proceedings thereto, pertaining to the petitioner for AY 2014-15 to AY 2018-19.

W.P.No.15736 of 2021 : Writ Petition filed Under Article 226 of the Constitution of India to issue of Writ of Mandamus, directing the respondents to provide relief/deduction for income on account of “Excess Interest Spread” already taxed on 'upfront/accrual basis' in a concerned assessment year by the respondents, while levying tax on 'receipt basis' on the same income in future assessment years as per the petitioner's return of income.)

Common Order

W.P.No.15735 of 2021:

1. The Writ of Prohibition is filed to prohibit the respondents to continue with the assessment orders and connected proceedings pertaining to levy and recovery of double taxation in respect of income on account of “Excess Interest Spread” in pursuance of the assessment proceedings / assessment order(s) and demand notices or other consequential proceedings thereto, pertaining to the petitioner for AY 2014-15 to AY 2018-19.

2. The petitioner was incorporated in the year 1978 as the financial services arm of the Murugappa Group, in Chennai. The petitioner commenced business as an equipment financing company and is presently a comprehensive financial services provider offering vehicle finance, home loans, loan against property and SME loans to customers. The petitioner is registered as a Non-Banking Financial Corporation ('NBFC') with the Reserve Bank of India. The petitioner is assessed for Income Tax by the 1st respondent. The petitioner states that the present writ petition pertains to the assessment proceedings beginning from the Assessment Year AY 2012-13 up to 2018-19, wherein the respondents have acted in excess of their jurisdiction and have sought to levy and recovery double tax on the same transaction(s). The petitioner herein has been regularly filing its Return of Income under Section 139 of the Income Tax Act for the aforesaid assessment years.

3. The learned Senior counsel appearing on behalf of the petitioner mainly contended that all along the petitioners are agitating, regarding the double taxation made by the Department without any valid reason and in an unjust manner. In spite of that, the petitioners as a law abiding company, is punctually paying the tax and filing appeal against the assessment orders in order to contest the issues. Admittedly, the appeals are now pending before the Income Tax Appellate Tribunal in respect of certain assessment years. In respect of other assessment years, the appeals are pending before the Commissioner, Income Tax (Appeals) and the appeals are also yet to be disposed of.

4. The last assessment order was passed on 20th April 2021 relating the Assessment Year 2018-19.

5. Considering the facts, this Court is of an opinion that the appeals are entertained and kept pending, which all are to be disposed of as expeditiously as possible with reference to the grounds raised by the writ petitioner in the present writ petition.

6. As far as the prayer relating to the Writ of Prohibition is concerned, any such negative relief, restraining the authorities, would result in non-operation of the Income Tax Act, which cannot be granted and in the event of granting any such Writ of Prohibition, the same will defeat the very purpose and object of the Act. Negative prayers, if any sought for, is to be dealt with cautiously by the Courts. Positive directions are to be issued, wherever required.

7. In the present case, the learned Senior counsel for the petitioner pointed out that appeals are pending before the Commissioner of Income Tax (Appeals) as well as before the Income Tax Appellate Tribunal. Thus, the petitioners are bound to pursue their remedy before the Appellate authority as well as before the Tribunal. Contrarily, if any such Writ of Prohibition, prohibiting the respondents from continuing with the assessment order is passed, the same would defeat not only the provisions of the Act, but it will defeat the purpose and object of the Tax law itself.

8. This being the principles to be followed with reference to the relief sought for in the present writ petition, the writ petitioner is at liberty to pursue their remedy before the Appellate authority as well as before the Tribunal as the case may be for effective adjudication of the disputes raised and the grounds raised in this writ petition also may be raised before the said authorities. The Appellate authority namely the Commissioner of Income Tax (Appeals) may ensure that the appeals filed by the petitioner are disposed of as expeditiously as possible.

9. With these observations, the writ petition in W.P.No.15735 of 2021 stands dismissed. No costs. Consequently, connected miscellaneous petition is closed.

W.P.No.15736 of 2021:

10. The relief sought for in the present writ petition is for a

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direction to direct the respondents to provide relief/deduction for income on account of “Excess Interest Spread” already taxed on 'upfront/accrual basis' in a concerned assessment year by the respondents, while levying tax on 'receipt basis' on the same income in future assessment years as per the petitioner's return of income. 11. In view of the orders passed in W.P.No.15735 of 2021, no further orders are required in this writ petition and accordingly, the writ petition in W.P.No.15736 of 2021 also stands dismissed. No costs. Consequently, connected miscellaneous petition is closed.
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