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Commissioner of Income Tax v/s Eicher Consultancy Services Ltd


Company & Directors' Information:- EICHER LIMITED [Amalgamated] CIN = L34100DL1955PLC079688

Company & Directors' Information:- EICHER LIMITED [Not available for efiling] CIN = U99999TN2000PLC000688

Company & Directors' Information:- J K CONSULTANCY AND SERVICES PRIVATE LIMITED [Active] CIN = U74899DL1995PTC066762

Company & Directors' Information:- K S CONSULTANCY SERVICES PVT LTD [Active] CIN = U74140WB1988PTC045137

Company & Directors' Information:- Y A CONSULTANCY SERVICES PVT LTD [Active] CIN = U74140WB1987PTC043225

Company & Directors' Information:- L S D CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74999MH2015PTC262781

Company & Directors' Information:- P O CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U93000WB2009PTC134219

Company & Directors' Information:- R. K . CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74140AS2006PTC008131

Company & Directors' Information:- A & A SERVICES AND CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74140OR2012PTC015010

Company & Directors' Information:- J R CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74900TN2015PTC102294

Company & Directors' Information:- S I M CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74999DL2007PTC162468

Company & Directors' Information:- V & T CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74999CH2005PTC027862

Company & Directors' Information:- L M B CONSULTANCY SERVICES INDIA PRIVATE LIMITED [Active] CIN = U74999KL2002PTC015318

Company & Directors' Information:- M Y M CONSULTANCY SERVICES INDIA PRIVATE LIMITED [Strike Off] CIN = U74900KA2011PTC058364

Company & Directors' Information:- T C S CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140RJ1995PTC011052

Company & Directors' Information:- K B M CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U72900TG2002PTC038403

Company & Directors' Information:- R I W CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U72200KL2013PTC034174

Company & Directors' Information:- M & M CONSULTANCY SERVICES PVT. LTD. [Strike Off] CIN = U74140WB1992PTC056149

Company & Directors' Information:- V S B D CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140TN2000PTC045338

Company & Directors' Information:- Z K CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74210DL1993PTC052338

Company & Directors' Information:- B AND D CONSULTANCY SERVICES PVT LTD [Strike Off] CIN = U74210MH1982PTC027430

Company & Directors' Information:- D. G. CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140WB2008PTC129948

Company & Directors' Information:- P P CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74210TN1982PTC009556

Company & Directors' Information:- N R 'S CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74210TN1986PTC013630

Company & Directors' Information:- D P CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74140PN2008PTC132654

Company & Directors' Information:- A. R. TAX CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140PN2009PTC134047

Company & Directors' Information:- C AND H CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74100MH2004PTC148618

Company & Directors' Information:- R V K CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74120MH2011PTC221273

Company & Directors' Information:- H A S D CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74120MH2011PTC222997

Company & Directors' Information:- J K M CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74120UP2010PTC042726

Company & Directors' Information:- Y V R CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74900TG2015PTC098309

Company & Directors' Information:- J L I CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U72300UP2012PTC052649

Company & Directors' Information:- D R M B CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74900WB2014PTC201139

Company & Directors' Information:- G P R CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140CH2012PTC033622

Company & Directors' Information:- S K CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U93000JH2012PTC000348

Company & Directors' Information:- R & A CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U67100DL2011PTC215340

Company & Directors' Information:- J S M CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U93000HR2011PTC043455

Company & Directors' Information:- L AND L CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74140KL1997PTC011084

Company & Directors' Information:- J AND S CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74140KL2005PTC018496

Company & Directors' Information:- P E B CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74140KL2011PTC027680

Company & Directors' Information:- Z & H CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U85190KL2008PTC023534

Company & Directors' Information:- D AND N CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74999PN2020PTC195417

Company & Directors' Information:- S S G CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140TN1997PTC037763

Company & Directors' Information:- A. A. R. M. CONSULTANCY SERVICES PRIVATE LIMITED [Under Process of Striking Off] CIN = U74140DL2006PTC150076

Company & Directors' Information:- SERVICES AND CONSULTANCY P. LTD. [Strike Off] CIN = U99999DL2000PTC902217

    ITA No.753 of 2007

    Decided On, 18 September 2007

    At, High Court of Delhi

    By, THE HONOURABLE MR JUSTICE MADAN B. LOKUR & THE HONOURABLE DR JUSTICE S. MURALIDHAR

    For the Appellant: Ms. Prem Lata Bansal, Advocate. For the Respondent: None.



Judgment Text

Madan B. Lokur, J

1. This appeal under Section 260-A of the Income Tax Act, 1961 ('Act') is directed against the decision dated 15th September, 2006 passed by the Income Tax Appellate Tribunal, Delhi Bench "A' Delhi (Tribunal') in ITA No. 464/D/2002 for the Assessment Year 1996-97.

2. The Assessee entered into an agreement dated 18th September, 1995 with M/s. Whirlpool South East Asia Pte., Singapore ('Whirlpool') for providing consultancy services against payment of Rs. 67,82,500/ -as consultancy fee payable in US Dollars. The Assessee was to support Whirlpool operations located at Faridabad, India in the development of Master Facility and Productivity Study. For the relevant assessment year, the Assessee claimed deduction of Rs. 60,46,224/-under Section 80-O being 50% of the gross income amounting to Rs,1,20,92,449/-in respect of the consultancy services provided to foreign clients. The said amount was received in US dollars.

3. The Assessing Officer held that the fees received for such services would not be eligible for deduction under Section 80-O of the Act since no services had been rendered outside India to a foreign government or enterprise as contemplated by that provision.

4. In the appeal filed by the Assessee, the Commissioner of Income Tax (Appeals) ['CIT(A)'] referred to the circular issued by the Central Board of Direct Taxes ('CBDT') and held that even though the services may be utilized in India by the foreign recipient of the services, it would still qualify for the deduction under Section 80-O of the Act. The CIT (A) directed the Assessing Officer to compute the. net income arising out from the receipt and accordingly, consider the allowance of deduction under Section 80-O of the Act on the net amount. Aggrieved by this, the Revenue appealed to the Tribunal.

5. The Tribunal also concurred with the CIT(A) that the deduction ought to be allowed under Section 80-O of the Act and dismissed the appeal.

6. It is contended by Ms. Prem Lata Barisal, learned senior standing counsel appearing for the Revenue that the Explanation (iii) to Section 80-O of the Act, as it then stood during the relevant assessment year, defines services rendered or agreed to be rendered outside India to include services rendered from India but does not include services rendered in India. She emphasized that since all the tasks have been performed in India, it cannot be said that the Assessee had rendered services outside India.

7. Section 80-O of the Act as it stood at the relevant point in time reads as under:

"Section 80-O Deduction in respect of royalties, etc., from certain foreign enterprises. Where the gross total income of an assessee, being an Indian company, or a person (other than a company) who is resident in India includes any income by way of royality, commission, fees or any similar payment received by the assessee from the Government of a foreign State or a foreign enterprise in consideration for the use outside India of any patent, invention, model , design, secret formula or process, or similar property right, or information concerning industrial, commercial or scientific knowledge, experience or skill made available or provided or agreed to be made available or provided to such Government or enterprise by the assessee, or in consideration of technical or professional services rendered or agreed to be rendered outside India to such Government or enterprise by the assessee, and such income is received in convertible foreign exchange in India, or having been received in convertible foreign exchange outside India, is brought into India, by or on behalf of the assessee in accordance with any law for the time being in force for regulating payments and dealings in foreign exchange, there shall be allowed, in accordance with and subject to the provisions of this section, a deduction of an amount equal to fifty per cent of the income so received in, or brought into, India, in computing the total income of the assessee.

Provided that such income is received in India within a period of six months from the end of the previous year or where the Chief Commissioner or Commissioner is satisfied (for reasons to be recorded in writing) that the assessee is, for reasons beyond his control, unable to do so within the said period of six months, within such further period as the Chief Commissioner or Commissioner may allow in this behalf.

Explanation: For the purposes of this section,-

(i) xxx xxx xxx.

(ii) xxx xxx xxx.

(iii) Services rendered or agreed to be rendered outside India shall include services rendered from India but shall not include services rendered in India.

8. The CBDT by its Circular No. 700 dated 23rd March, 1995 issued a clarification regarding the deduction under Section 80O of the Act. The relevant portion of the said clarification reads as under:

"It has been clarified in Explanation (iii) to Section 80-0 that services rendered or agreed to be rendered outside India (i.e. item (b) above) shall include services rendered from India but shall not include services rendered in India.

A question has been raised as to whether the benefit of Section 80-O would be available if the technical and professional services, though rendered outside India, are used by the foreign Government or Enterprise in India.

The matter has been considered by the Board. It is clarified that as long as the technical and professional services are rendered from India and are received by a foreign Government or enterprise outside India, deduction under Section 80-O would be available to the person rendering the services even if the foreign recipient of the services utilises the benefit of such services in India."

9. This Circular therefore makes it clear that the key element in Section 80-O of the Act is not so much the location where the services are utilised but the fact that it is rendered to an entity outside India.

10. This Court inCommissioner of Income Tax v. Mittal Corporation, (2005) 272 ITR 87 clarified that an Assessee who provides industrial, commercial or scientific knowledge or experience or skill is entitled to this benefit. It is not as if only an Assessee providing technical services alone will qualify for the exemption. The expression, therefore, admits of a broader and not a narrow interpretation. In our view consultancy services would involve rendering of professional services and therefore the contention that the services provided by the Assessee in this case does not qualify as technical or professional services, does not merit acceptance.

11. On the quest

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ion whether the services have been rendered from India or in India, as already noticed the clarification issued by the CBDT categorically states that as long as the services are provided to a foreign entity, the mere fact that the information used or services rendered is utilized in India would not describe the provider of the services to the deduction under Section 80-O of the Act. In any event there are concurrent findings both by the CIT (A) and the Tribunal that the services rendered by the Assessee in the instant case are from India. We find no infirmity in the said conclusion arrived at by the two authorities. 12. No substantial question of law arises in this appeal. This appeal is dismissed. Appeal Dismissed.
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