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Commissioner of Income-Tax v/s Sarangpur Cotton Mfg. Co. Ltd.


Company & Directors' Information:- THE COTTON CORPORATION OF INDIA LIMITED [Active] CIN = U51490MH1970GOI014733

Company & Directors' Information:- J. K. COTTON LIMITED [Active] CIN = U17111UP1924PLC000275

Company & Directors' Information:- P D COTTON PRIVATE LIMITED [Active] CIN = U52321GJ2007PTC051857

Company & Directors' Information:- R. I. COTTON PRIVATE LIMITED [Active] CIN = U17120GJ2010PTC061139

Company & Directors' Information:- D D COTTON PRIVATE LIMITED [Active] CIN = U17120MH1994PTC156054

Company & Directors' Information:- P. I. COTTON PRIVATE LIMITED [Active] CIN = U17120GJ2007PTC050747

Company & Directors' Information:- B V COTTON PRIVATE LIMITED [Active] CIN = U17111GJ2004PTC044704

Company & Directors' Information:- S K COTTON PRIVATE LIMITED [Active] CIN = U17110GJ2006PTC047511

Company & Directors' Information:- S R COTTON PRIVATE LIMITED [Active] CIN = U17120KA2013PTC071881

Company & Directors' Information:- S D S COTTON PVT LTD [Active] CIN = U17115PB1991PTC011007

Company & Directors' Information:- P A COTTON PVT LTD [Active] CIN = U74999WB1992PTC055525

Company & Directors' Information:- D D COTTON PRIVATE LIMITED [Not available for efiling] CIN = U17115PB1994PTC014981

Company & Directors' Information:- J R K MFG PRIVATE LIMITED [Active] CIN = U18204WB2015PTC205141

Company & Directors' Information:- K S COTTON PRIVATE LIMITED [Active] CIN = U17299WB2003PTC096994

Company & Directors' Information:- B D COTTON PRIVATE LIMITED [Active] CIN = U51909GJ1978PTC003234

Company & Directors' Information:- G K COTTON PVT LTD [Active] CIN = U00309BR1982PTC001698

Company & Directors' Information:- R R COTTON PRIVATE LIMITED [Active] CIN = U17111DL1998PTC094459

Company & Directors' Information:- C R COTTON INDIA PRIVATE LIMITED [Active] CIN = U17299DL2006PTC145903

    Civil Appeal No. 2984 of 2007

    Decided On, 28 March 2017

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE R.K. AGRAWAL & THE HONOURABLE MR. JUSTICE MOHAN M. SHANTANAGOUDAR

    For the Appellant: Pinky Anand, Additional Solicitor General, K. Radhakrishnan, Senior Advocate, Arijit Prasad, Gargi Khanna, Rajesh Ranjan, Shashank Dewar, Saudamini Sharma for Anil Katiyar, Advocates.



Judgment Text

1. The present appeal has been filed against the judgment and order dated July 3, 2002 passed by the High Court of Gujarat at Ahmedabad in Income Tax Reference No. 141 of 1989. The following question of law has been raised in the appeal :

"Whether the High Court was right in law in holding that the assessee was entitled to deduction on account of revenue expenditure incurred on machinery replaced for the value of Rs. 26,84,235?"

2. Briefly stated the facts, which give rise to this appeal, are as follows :

The respondent-assessee is a public limited company and is engaged in the business of manufacturing cotton yams and textile. During the assessment year 1974-75, the respondent-assessee has claimed deduction of Rs. 35,49,011 as repairs and replacement of machinery expenditure on conversion material, etc. The assessing authority disallowed a sum of Rs. 27,71,270 out of the aforesaid revenue expenditure claimed by the respondent on the ground that it related to installation of the above machinery and is in the nature of outlay of capital expenditure.

3. Feeling aggrieved, the respondent-assessee preferred appeal before the Commissioner of Income-tax (Appeals). The Commissioner of Income-tax (Appeals) vide order dated September 29, 1983 allowed Rs. 26,84,235 as admissible revenue expenditure and at the same time directed the Assessing Officer to withdraw the depreciation and development rebate granted on these capitalized items, as they have been treated as revenue expenditure.

4. The Revenue preferred an appeal before the Income-tax Appellate Tribunal. Tire Income-tax Appellate Tribunal vide order dated September 12, 1985 agreed with the order passed by the Commissioner of Income-tax (Appeals) and dismissed the appeal.

5. Still feeling aggrieved, the Revenue Department preferred a reference application before the Gujarat High Court. The High Court by the impugned order had answered the question of law' raised by the appellant herein in favour of the respondent-assessee.

6. We have heard the Ms. Pinky Anand, learned Additional Solicitor General appearing on behalf of the appellant-Revenue Department. No one has entered appearance on behalf of the respondent-assessee.

7. Learned Additional Solicitor General submitted that the view taken by the Gujarat High Court by relying on two decisions in the case of CIT v. Baroda Industrial Development Corporation Ltd. [1992] 198 ITR 716 (Guj) and in the case of CIT v. Satyadev Chemical Ltd. [1997] 226 ITR 95 (Guj) has been impliedly overruled by this court in the case of CIT v. Saravana Spining Mills (P.) Ltd.[2007] 7 SCC 2981. She submitted that each item for which deduction under the head "current repairs" was sought is a machine by itself and therefore deduction under section 31 (i) cannot be allowed. She invited our attention to paragraphs 9, 10, 12, 13 and 14 of the judgment in the case of Saravana Spinning Mills (P.) Ltd. (supra) and submitted that if the current repairs relate to independent machines itself instead of repair of a part of that machine, deduction cannot be granted under section 31(i) of the Income-tax Act, 1961. In Saravana Spinning Mills (P.) Ltd. (supra) this court has held that in a textile mill there are several Departments/divisions. In each Department/division there are several machines and perform different functions. Therefore, when each of the Department/Division perform different functions, repair/substitution of an old machine will not come within the definition of the word "current repairs" and deduction cannot be claimed thereunder.

8. In this view of the matter, we are of the considered opinion that the impugned judgment and order passed by the Gujarat High Court as also the orders passed by the Income-tax Appellate Tribun

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al and the Commissioner of Income-tax (Appeals) on this issue cannot be sustained and are thereby set aside. It is held that the respondent is not entitled for any deduction under the head "Current repairs" as claimed and allowed by the two authorities. 9. The appeal succeeds and is allowed. 10. There shall be no order as to costs. 11. Pending application, if any, also stands disposed of.
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