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Deputy Commissioner of Income-tax v/s Timken India Manufacturing (P.) Ltd.


Company & Directors' Information:- TIMKEN INDIA LIMITED [Active] CIN = L29130KA1996PLC048230

Company & Directors' Information:- TIMKEN INDIA MANUFACTURING PRIVATE LIMITED [Amalgamated] CIN = U29130KA2006PTC040713

Company & Directors' Information:- R K MANUFACTURING CO LTD [Active] CIN = L27209WB1984PLC037758

Company & Directors' Information:- R K MANUFACTURING CO LTD [Active] CIN = L27209GJ1984PLC098951

Company & Directors' Information:- INDIA MANUFACTURING CORPORATION PRIVATE LIMITED [Active] CIN = U24100DL2010PTC198947

Company & Directors' Information:- S I A MANUFACTURING PRIVATE LIMITED [Active] CIN = U74120UP2013PTC057004

Company & Directors' Information:- S K M MANUFACTURING PRIVATE LIMITED [Active] CIN = U17200DL2011PTC223768

Company & Directors' Information:- S T S MANUFACTURING PRIVATE LIMITED [Active] CIN = U28112TZ2006PTC012940

Company & Directors' Information:- A S P MANUFACTURING COMPANY PVT LTD [Active] CIN = U27109WB1991PTC051461

Company & Directors' Information:- A K MANUFACTURING PVT LTD [Active] CIN = U51909MN1988PTC003110

Company & Directors' Information:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

Company & Directors' Information:- I T A C (INDIA) MANUFACTURING CO LTD [Dissolved] CIN = L51109WB1982PLC034689

Company & Directors' Information:- J D MANUFACTURING CO PVT LTD [Active] CIN = U51909WB1996PTC079825

Company & Directors' Information:- A S P MANUFACTURING COMPANY PVT LTD [Not available for efiling] CIN = U36900WB1991PTC005146

Company & Directors' Information:- B R D MANUFACTURING PRIVATE LIMITED [Active] CIN = U51109WB1997PTC085188

Company & Directors' Information:- R J S MANUFACTURING PRIVATE LIMITED [Active] CIN = U27104DL1997PTC090521

Company & Directors' Information:- B U MANUFACTURING PVT LTD [Active] CIN = U51109WB1982PTC035271

Company & Directors' Information:- M M MANUFACTURING PVT LTD [Active] CIN = U26922WB1993PTC059837

Company & Directors' Information:- J. C. MANUFACTURING INDIA PRIVATE LIMITED [Active] CIN = U21099WB2020PTC236821

Company & Directors' Information:- S B MANUFACTURING PRIVATE LIMITED [Strike Off] CIN = U31506WB1999PTC088567

Company & Directors' Information:- K. V. J. MANUFACTURING INDIA PRIVATE LIMITED [Active] CIN = U29308DL2017PTC320213

Company & Directors' Information:- A T E MANUFACTURING CO PRIVATE LIMITED [Amalgamated] CIN = U28999GJ1973PTC002296

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

Company & Directors' Information:- J P MANUFACTURING AND CO PVT LTD [Strike Off] CIN = U51226WB1982PTC034927

Company & Directors' Information:- D. K. MANUFACTURING (INDIA) LIMITED [Strike Off] CIN = U37200WB2011PLC170403

Company & Directors' Information:- S M MANUFACTURING COMPANY PRIVATE LIMITED [Active] CIN = U34300HR1997PTC057824

Company & Directors' Information:- G K MANUFACTURING PRIVATE LIMITED [Strike Off] CIN = U34300PB2012PTC036073

Company & Directors' Information:- P & B MANUFACTURING PRIVATE LIMITED [Active] CIN = U29254TN2010PTC076696

Company & Directors' Information:- B. V. H. MANUFACTURING INDIA PRIVATE LIMITED [Active] CIN = U74999GJ2018FTC100633

Company & Directors' Information:- R A MANUFACTURING COMPANY PRIVATE LIMITED [Strike Off] CIN = U36900HR2012PTC047669

Company & Directors' Information:- A K R MANUFACTURING PRIVATE LIMITED [Active] CIN = U19200RJ2012PTC041177

Company & Directors' Information:- C N C MANUFACTURING PRIVATE LIMITED [Strike Off] CIN = U64204DL2015PTC281449

    IT (T.P.) Appeal No. 1632 (BANG.) of 2014

    Decided On, 26 May 2015

    At, Income Tax Appellate Tribunal Bangalore

    By, THE HONOURABLE MR. N.V. VASUDEVAN
    By, JUDICIAL MEMBER & THE HONOURABLE MR. ABRAHAM P. GEORGE
    By, ACCOUNTANT MEMBER

    For the Appellant: P. Dhivahar, Advocate. For the Respondent: Bharath Agarwal, Chartered Accountant.



Judgment Text

N.V. Vasudevan, Judicial Member

1. This appeal by the Revenue is against the order dated September 3, 2014 of the Commissioner of Income-tax (Appeals)-III, Bengaluru relating to the assessment year 2009-10.

2.The assessee is engaged in the business of manufacture and sale of tapered roller bearings and its components from a unit registered under the Special Economic Zones Act at Mahindra World City-Special Economic Zone at Kanchipuram District and entitled for deduction under section10AA of the Act. The assessee has complied with all the provisions of section 10AA of the Act and therefore, is eligible to claim deduction under section 10AA of the Act. The Assessing Officer, however, in the assessment order has wrongly proceeded under the impression that the business of the assessee was development of software and export thereof, thereby computed deduction under section 10A instead of section 10AA of the Act.

3.The Assessing Officer has recomputed deduction under section 10A of the Act by reducing travel expenses incurred in foreign currency amounting to Rs. 9,00,44,900 from the export turnover on the ground that the company is engaged in the business of rendering technical services outside India/delivery of software services outside India without considering the fact that the assessee was engaged in the business of manufacture and export of tapered roller bearings and its components.

4.According to the assessee, it was engaged in the manufacture and export of tapered roller bearings and its components and not engaged in the business of rendering services outside India/delivery of software services outside India and as such, travel expenses incurred in foreign currency should not be reduced from the export turnover while computing the eligible deduction under section 10AA of the Act.

5.The assessee had incurred expenditure towards telecommunication, freight and insurance amounting to Rs. 70,24,483, Rs. 38,10,473 and Rs.23,41,410 respectively. The Assessing Officer has reduced the said amounts in computing the export turnover of the assessee by holding that the same is attributable to the delivery of software outside India, and consequently reduced the amount of deduction claimed under section10AA of the Act. According to the assessee, the telecommunication, freight and insurance expenses were not incurred for the purpose of delivery of the articles or things outside India. Therefore, there should be no requirement to reduce such expenses from the export turnover of the company as such expenses are not attributable to delivery of articles or things outside India.

6.Without prejudice to the above stand, the assessee submitted that any adjustment on account of the said expenses from export turnover, should also be made from the total turnover for the purpose of computing deduction under section 10AA of the Act. The assessee submitted that parity should be maintained with regard to items of inclusions and exclusions between numerator and denominator, i.e., export turnover and total turnover, in the formula prescribed under section 10AA of the Act. The assessee placed reliance on the recent decisions of the hon'ble High Court of Karnataka in the case ofCITv.Tata Elxsi Ltd.[2012] 349 ITR 98/204 Taxman 321/17 taxmann.com 100wherein it was held that expenses should be reduced from the total turnover if the same is reduced from export turnover, while computing deduction under section 10A of the Act.

7.The Commissioner of Income-tax (Appeals) agreed with the submissions of the assessee and held as follows:

"7.1 I have considered the issue before me. It is seen from the copies of the statement of accounts enclosed with the submissions that the assessee is manufacturing tapered roller bearings, cups and cones in a unit established in Mahindra World City, SEZ Kanchipuram. The statements of accounts also contains details of the inventories of opening and closing stock and consumption of raw materials and components in the said manufacturing process. It is therefore not clear as to what was the factual basis for the Assessing Officer's observation that the assessee is engaged in the business of export of software. The appellant has also stated that the value of goods exported is the FOB value and therefore it cannot be said that the telecommunication freight and insurance expenses have been incurred for the purpose of export of articles outside India. The appellant's contentions are borne out from the documentary evidence of the statements of accounts. In my view since the Assessing Officer's observations regarding the business of the appellant are misplaced, there is no factual justification for treating the expenditure incurred in foreign currency for telecommunication, freight, insurance and foreign travel as amounts required to be reduced from the export turnover. Alternatively the appellant has contended that if the amounts are reduced from the export turnover they are also required to be proportionately reduced from the total turnover. This contention of the appellant is supported by the decision of the jurisdictional High Court inCITv.Tata Elxsi Ltd.reported in[2012] 349 ITR 98 (Karn), which has held as follows (page 110) :

'In other words, if the export turnover in the numerator is to be arrived at after excluding certain expenses, the same should also be excluded in computing the export turnover as a component of total turnover in the denominator. The reason being the total turnover includes export turnover.

The components of the export turnover in the numerator and the denominator cannot be different. Therefore, though there is no definition of the term 'total turnover' in section 10A, there is nothing in the said section to mandate that what is excluded from the numerator that is export turnover would nevertheless form part of the denominator.'

7.2 Considering the fact that the Assessing Officer has acted upon certain erroneous presumptions and the decision cited above, these grounds are allowed. The Assessing Officer is directed to rework the deduction under section 10AA accordingly."

8.Aggrieved by the order of the Commissioner of Income-tax (Appeals), the Revenue is in appeal before the Tribunal.

9.We have heard the submissions of the learned Departmental representative, who reiterated the stand of the Revenue as reflected in the grounds of appeal, which read as follow :

"2. The learned Commissioner of Income-tax (Appeals) has erred in directing the Assessing Officer to reduce the expenditure incurred in foreign currency, both from the export turnover as well as total turnover for the purpose of computation of deduction under section10AA and allowed deduction of Rs. 3,60,65,831 as claimed by the assessee.

3. The learned Commissioner of Income-tax (Appeals) has failed to appreciate the fact that the statute allows exclusion of such expenditure only

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from the ETO by way of specific definition of export turnover as envisaged by sub-clause(i) of Explanation 1 below sub-section (9) of section 10A." 10.We are of the view that the arguments advanced by the learned Departmental representative are contrary to the facts as recorded by the Commissioner of Income-tax (Appeals), about which there is no dispute. The arguments are also contrary to the principles laid down by the hon'ble High Court of Karnataka in the case ofTata Elxsi Ltd.(supra). We are therefore of the view that the order of the Commissioner of Income-tax (Appeals) is just and proper and calls for no interference. Accordingly, the appeal by the Revenue is dismissed. 11.In the result, the appeal by the Revenue is dismissed.
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