w w w . L a w y e r S e r v i c e s . i n



Emcure Pharmaceuticals Ltd V/S Deputy Commissioner of Income Tax


Company & Directors' Information:- EMCURE PHARMACEUTICALS LIMITED [Active] CIN = U24231PN1981PLC024251

Company & Directors' Information:- B S P PHARMACEUTICALS LIMITED [Active] CIN = U24231GJ1987PLC009556

Company & Directors' Information:- G P T PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24233TG2009PTC064156

Company & Directors' Information:- A N PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24233DL2000PTC108617

Company & Directors' Information:- P AND B PHARMACEUTICALS LIMITED [Active] CIN = U24230MH1978PLC020846

Company & Directors' Information:- E L C PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24239DL1998PTC097310

Company & Directors' Information:- V C PHARMACEUTICALS (INDIA) PRIVATE LIMITED [Active] CIN = U24230KL2012PTC031429

Company & Directors' Information:- C I PHARMACEUTICALS PVT. LTD [Active] CIN = U24233WB1988PTC045057

Company & Directors' Information:- M J PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24230MH1996PTC101370

Company & Directors' Information:- R. J. PHARMACEUTICALS (INDIA) PRIVATE LIMITED [Under Liquidation] CIN = U24232RJ1994PTC008899

Company & Directors' Information:- R P L (INDIA) PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24239DL2002PTC115402

Company & Directors' Information:- L S K PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24231KA1990PTC011299

Company & Directors' Information:- P P PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24232WB2003PTC096731

Company & Directors' Information:- F C PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24239GJ2007PTC051567

Company & Directors' Information:- G D S J PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24239DL2001PTC109888

Company & Directors' Information:- S S M PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24232RJ1982PTC002502

Company & Directors' Information:- S S PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24231UP1982PTC005587

Company & Directors' Information:- M A S PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U51397PB2004PTC027688

Company & Directors' Information:- A V PHARMACEUTICALS PRIVATE LIMITED [Amalgamated] CIN = U24232DL1999PTC098651

Company & Directors' Information:- P G PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U74899DL1990PTC039757

Company & Directors' Information:- E M PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24239MH1992PTC066216

Company & Directors' Information:- B D PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24233WB2009PTC132243

Company & Directors' Information:- A G D PHARMACEUTICALS PVT LTD [Strike Off] CIN = U24231KL1984PTC003885

Company & Directors' Information:- S T PHARMACEUTICALS PVT LTD [Strike Off] CIN = U51909WB1989PTC047031

Company & Directors' Information:- N V K PHARMACEUTICALS PRIVATE LIMITED [Under Process of Striking Off] CIN = U24296UP2016PTC082942

Company & Directors' Information:- G K D PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24231WB1999PTC089334

Company & Directors' Information:- C F PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24231TN1982PTC009598

Company & Directors' Information:- M D PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24232WB2008PTC121471

Company & Directors' Information:- I. S. PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24306KA2016PTC097524

Company & Directors' Information:- A M PHARMACEUTICALS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U24233KL2010PTC026018

Company & Directors' Information:- B. C. PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U51900UP2018PTC109946

Company & Directors' Information:- M M PHARMACEUTICALS LIMITED [Strike Off] CIN = U24231TN1982PLC009714

Company & Directors' Information:- S AND S PHARMACEUTICALS INDIA PVT LTD [Strike Off] CIN = U24232CH1984PTC005799

Company & Directors' Information:- N C PHARMACEUTICALS PVT LTD [Strike Off] CIN = U24239HP1986PTC006997

Company & Directors' Information:- R G PHARMACEUTICALS CO PVT LTD [Strike Off] CIN = U24231HP1978PTC003877

Company & Directors' Information:- B M G PHARMACEUTICALS PVT LTD [Under Liquidation] CIN = U24232WB1974PTC029532

Company & Directors' Information:- M S PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24231UP1995PTC018120

Company & Directors' Information:- B G PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24231OR2002PTC006872

Company & Directors' Information:- D R P S PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24232UP2004PTC028820

Company & Directors' Information:- K N B PHARMACEUTICALS LIMITED [Strike Off] CIN = U24239CH1996PLC018286

Company & Directors' Information:- J S I PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24232UP1998PTC023778

Company & Directors' Information:- B I PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24231CH1997PTC019728

Company & Directors' Information:- J G PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24231DL1987PTC027452

Company & Directors' Information:- J N PHARMACEUTICALS LIMITED [Strike Off] CIN = U24230TG1996PLC023652

Company & Directors' Information:- J AND J PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24119OR1973PTC000584

Company & Directors' Information:- C W C PHARMACEUTICALS PVT. LTD. [Active] CIN = U24231HR1990PTC030903

Company & Directors' Information:- A J S PHARMACEUTICALS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U24232KA1972PTC002273

Company & Directors' Information:- A C PHARMACEUTICALS PVT LTD [Active] CIN = U51397WB1970PTC027869

Company & Directors' Information:- R K PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24232DL2006PTC154640

Company & Directors' Information:- A. PHARMACEUTICALS PVT LTD [Strike Off] CIN = U24232DL1999PTC100973

Company & Directors' Information:- N G PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24100MH2010PTC202028

Company & Directors' Information:- S V N PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24230MH2005PTC155731

Company & Directors' Information:- S. V. G. PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24297MH2010PTC202540

Company & Directors' Information:- K. D. PHARMACEUTICALS PRIVATE LIMITED [Under Process of Striking Off] CIN = U74999UP2016PTC084198

Company & Directors' Information:- Y. R. PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24232CH2011PTC032883

Company & Directors' Information:- A. B. PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U51909AS2012PTC011351

Company & Directors' Information:- N. S. PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U52311JH2007PTC012709

Company & Directors' Information:- J A PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24232DL2005PTC136777

Company & Directors' Information:- S P R PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24232DL2005PTC137405

Company & Directors' Information:- D F L PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U51101DL2014PTC270743

Company & Directors' Information:- A R K PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U74120DL2014PTC266920

Company & Directors' Information:- N N PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U33111BR2012PTC018665

Company & Directors' Information:- V AND B PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24290UP2020PTC133785

Company & Directors' Information:- M D PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24290MH2021PTC360217

Company & Directors' Information:- U V PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U99999MH1998PTC117667

Company & Directors' Information:- J. V. PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24239MH2009PTC189669

Company & Directors' Information:- K R R PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24232TG2008PTC062007

Company & Directors' Information:- A P PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24233TG2008PTC062019

Company & Directors' Information:- C K PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24233UP2007PTC033596

    I.T.A. No. 1532/Pune/2015

    Decided On, 29 January 2018

    At, Income Tax Appellate Tribunal ITAT Pune Bench

    By, THE HONORABLE JUSTICE: D. KARUNAKARA RAO
    By, MEMBER AND THE HONORABLE JUSTICE: VIKAS AWASTHY
    By, MEMBER

    For Petitioner: Nikhil Pathak And For Respondents: Achal Sharma, Additional Commissioner of Income Tax



Judgment Text


1. This is the appeal filed by the assessee against the order of the Commissioner of Income-tax (Appeals)-12, Pune, dated September 3, 2015 for the assessment year 2010-11. Ground No. 1 raised by the assessee deals with the core issue. Grounds of Appeal Nos. 2 to 6 by the assessee are argumentative in nature and support the said ground No. 1. Therefore, the said ground is extracted as under :

"1. The learned Commissioner of Income-tax (Appeals) erred in confirming the disallowance of the marketing and sales promotion expenses to the extent of Rs. 76,28,622 considered by the learned Assessing Officer as 'freebies to doctors' in view of Circular No. 5/2012 [F. No. 225/142/2012-ITA. II], dated August 1, 20121."
2. Background facts of the case are that the assessee is a pharmaceutical company engaged in the manufacturing of generic drugs. The assessee filed the return of income declaring income of Rs. 1,78,74,660. The assessee is covered under the provisions of section 80-IB(4) of the Act. During the assessment proceedings, the Assessing Officer noticed that the assessee claimed "advertisement sales promotion" expenses of Rs. 2,07,99,694. While providing the break-up of the same, the assessee submitted that Rs. 50,70,963 relates to the expenditure on account of print and promotion items and the balance of Rs. 1,57,28,731 on account of sales promotion expenses. The Assessing Officer brought to the notice of the assessee regarding the applicability of the Circular of the Medical Council of India dated December 9, 2009. According to the same, the medical practitioners and their professional associations are prohibited from taking any gift, travel facility, hospitality etc., from the health and pharmaceutical sector industries. Further, there is a reference to the Central Board of Direct Taxes Circular No. 5 of 2012, dated August 1, 20121, which stipulates that the claim of such expenditure constitutes the violation of the circular issued by the said Medical Council of India. Therefore, such claim of expenditure is not allowable under section 37(1) of the Act both in the hands of the donor as well as donee of the gifts. The circulars were reproduced by the Assessing Officer in the assessment order. In view of the above circulars, the Assessing Officer proceeded to disallow the expenditure to the extent of Rs. 76,28,622, i.e., the expenditure incurred on or after December 9, 2009. The same is added to the income returned by the assessee (the donor) under section 37(1) of the Act. The contents of paragraph No. 6 of the assessment order are relevant in this regard.

3. During the first appellate proceedings, the assessee could not improve his case. The Commissioner of Income-tax (Appeals) confirmed the addition made by the Assessing Officer. Contents of paragraph No. 3.5 are relevant.

4. Before us, the learned authorised representative for the assessee submitted that the circular issued by the Medical Council of India (supra) does not indicate the violations of any code of conduct when it comes to the pharmaceutical industries (the donor). The same is applicable only to the doctors in medical profession. Bringing our attention to "Chapter 6, sub-clause 6.8 and 6.8.1" of the Professional Conduct, Etiquette and Ethics Regulations, 2002 notification issued by the Medical Council of India (placed at pages 77 to 91 of the paper book), the learned authorised representative for the assessee submitted that this particular item is applicable to the code and conduct for doctors and professionals associations and in their relationship with pharmaceutical and allied health sector industry and it does not relate to the pharmaceutical and allied health care industries and their code of conduct. Referring to item (a) relating to "gifts" of sub-clause 6.8.1, the learned authorised representative for the assessee submitted that the medical practitioners shall not receive any gift from any pharmaceutical and allied health care industry and their sales people or representatives. Therefore, the pharmaceutical industries are not barred from giving the gifts, if any. Further, bringing our attention to the Central Board of Direct Taxes Circular No. 5 of 2012, dated August 1, 2012 (placed at page 92 of the paper book), the learned authorised representative for the assessee read out paragraph No. 3 which specifies the direction to the field officers for making disallowance under section 37(1) of the Act in respect of the gifts made by the pharmaceuticals or allied health sector industries or other assessees like the present assessee and also the medical practitioners. He submitted that expanding the scope of the said code and conduct of the Medical Council of India Circular to the pharmaceutical companies like the present assessee is not proper. This part of the circular is unsustainable as the same does not emanate from the said circular of Medical Council of India dated March 11, 2002 as well as the modification of the notification published on December 14, 2009. It is the creation of the Central Board of Direct Taxes and it does not have the backing of the circulars of the Medical Council of India.

5. Further, the learned authorised representative for the assessee submitted that there are various decisions in favour of excluding the pharmaceutical companies outside the scope of the said Medical Council of India notification despite the Central Board of Direct Taxes circular that roped in the pharmaceutical companies like the present assessee. In this regard, he relied heavily on the orders of the Tribunal in the case of Deputy CIT v. PHL Pharma Pvt. Ltd : [2017] 55 ITR (Trib) 168 (Mumbai); 49 CCH 0124 and the Mumbai Tribunal decision in the case of Solvay Pharma India Ltd. v. CIT : [2018] 62 ITR (Trib) 643 (Mumbai) (I.T.A. No. 3585/Mum/2016 for the assessment year 2011-12, order dated January 11, 2018). Further, he also submitted that this circular of the Central Board of Direct Taxes does not apply to the assessment year under consideration and was actually applicable to the assessment year 2013-14 onwards. This is the argument of the learned authorised representative for the assessee before us without prejudice to the earlier one.

6. On the other hand, the learned Departmental representative for the Revenue submitted that the giver of the gifts also violates the code and conduct set by the Central Board of Direct Taxes Circular as well as the Medical Council of India. Further, the learned Departmental representative submitted that the said circulars were found valid by the Himachal Pradesh High Court in the case of.

7. We heard both the parties on the issue of requirement of making disallowance under section 37(1) of the Act in respect of the companies, the giver of the gifts and the articles and others to the medical professionals. There is no dispute on the fact that claim of Rs. 76,28,622 was by the assessee on the gifts and other benefits passed on to the medical professionals. There is also no dispute on the taxability of the same in the hands of the said medical professionals. The only dispute relates to the correct legal position with regard to the disallowability of the same under section 37(1) of the Act in the cases of pharmaceutical companies. We find this issue is now squarely covered by the decisions of Mumbai Bench of the Tribunal in the case of Deputy CIT v. PHL Pharma Pvt. Ltd. decided on January 12, 2017 : [2017] 55 ITR (Trib) 168 (Mumbai) and in the case of Solvay Pharma India Ltd. v. Principal CIT decided on January 11, 2018. For the sake of completeness of the order, we proceed to extract the operational finding from the aforesaid orders of the Tribunal.

Finding from PHL Pharma Pvt. Ltd. (page 180 of 55 ITR (Trib) :

"6. On a plain reading of the aforesaid notification, which has been heavily relied upon by the Department, it is quite apparent that the code of conduct enshrined therein is meant to be followed and adhered by medical practitioners/doctors alone. It illustrates the various kinds of conduct or activities which a medical practitioner should avoid while dealing with pharmaceutical companies and allied health sector industry. It provides guidelines to the medical practitioners of their ethical codes and moral conduct. Nowhere the regulation or the notification mentions that such a regulation or code of conduct will cover pharmaceutical companies or health care sector in any manner. The Department has not brought anything on record to show that the aforesaid regulation issued by the Medical Council of India is meant for pharmaceutical companies in any manner ...

The aforesaid provision applies to an assessee who is claiming deduction of expenditure while computing his business income. The Explanation provides an embargo upon allowing any expenditure incurred by the assessee for any purpose which is an offence or which is prohibited by law. This means that there should be an offence by an assessee who is claiming the expenditure or there is any kind of prohibition by law which is applicable to the assessee. Here in this case, no such offence of law has been brought on record, which prohibits the pharmaceutical company not to incur any development or sales promotion expenses. A law which is applicable to different class of persons or particular category of assessee, same cannot be made applicable to all. The Regulation of 2002 issued by the Medical Council of India (supra), provides limitation/curb/prohibition for medical practitioners only and not for pharmaceutical companies.

10. From the perusal of the nature of expenditure incurred by the assessee, it is seen that under the head 'customer relationship management', the assessee arranges national level seminar and discussion panels of eminent doctors and inviting of other doctors to participate in the seminars on a topic related to therapeutic area. It arranges lectures and sponsors knowledge upgrade course which helps pharmaceutical companies to make aware of the products and medicines manufactured and launched by it. Under the key account management, the assessee makes endeavour to create awareness amongst certain class of key doctors about the products of the assessee and the new developments taking place in the area of medicine and providing correct diagnosis and treatment of the patients. The said activities by the assessee are to make the doctors aware of its products and research work carried out by it for bringing the medicine in the market and its results are based on several levels of tests and approvals. Unless the pharmaceutical companies make aware of such kind of products to key doctors or medical practitioners, then only it can successfully launch its products/medicines. This kind of expenditure is definitely in the nature of sales and business promotion, which has to be allowed ...

Finding from Solvay Pharma India Ltd. (page 652 of 62 ITR (Trib)

"17. We have considered rival contentions and carefully gone through the orders of the authorities below. We had also deliberated on the judicial pronouncements cited by the learned authorised representative and the Departmental representative during the course of hearing before us as well as referred by the Commissioner of Income-tax in his order passed under section 263 of the Income-tax Act in the context of factual matrix of the case. In this case, we found from record that the assessee is engaged in the manufacturing of pharmaceutical products. In the course of its business it has incurred expenditure on advertisement and publicity. While framing the assessment, the Assessing Officer has called for the detail of expenditure so incurred and examined the nature of expenditure and thereafter only the Assessing Officer has allowed the expenditure as having been incurred for the purpose of business. We had also carefully gone through the notification dated March 11, 2002 notifying the regulations issued by the Medical Council of India (MCI). The code of conduct laid down in the Indian Medical Council (Professional Conduct, Etiquette and Ethics) Regulations, 2002 ('MCI Regulations') issued with effect from December 10, 2009 applies only to doctors and not to Pharmaceutical and Medical device companies. Accordingly, the Medical Council of India Regulations are not applicable to the assessee, the question of the assessee incurring expenditure in alleged violation of the regulations does not arise.

18. On the plain and simple reading of the provision of the Indian Medical Council Act, 1956, it is apparent that the ambit of statutory provisions relating to professional conduct of registered medical practitioners under the Indian Medical Council Act, 1956 is restricted only to persons registered as medical practitioners with the State Medical Council and whose names are entered into the Indian Medical Register maintained under section 21 of the Act. 'Under the scheme of the Act.

19. Furthermore, there is no ambiguity of any kind in the scheme of the Indian Medical Council Act, 1956 that it neither deals with nor provides for any conduct of any association/society and deals only with the conduct of individual registered medical practitioners. There is no other interpretation, which is possible under the Act.

20. The intent of the applicability of the Medical Council of India Regulations was always to cover only individual medical practitioners, and not the pharmaceutical and medical device companies. Whether there is any contravention of the Medical Council of India Regulations or not is a matter which can be decided by the Medical Council of India itself and not by the Income-tax Department. Furthermore, the Medical Council of India has itself admitted that it has no jurisdiction whatsoever over any association/society, etc., and its jurisdiction is confined only to the conduct of the registered medical practitioners. Furthermore, since the said Medical Council of India Regulations, 2002 contains punitive provisions, it has to be read strictly and consequently it can apply only to medical practitioners and physicians and not to the pharmaceutical companies. Further, the Medical Council of India Act, 1956 does not apply pharmaceutical companies and consequently Medical Council of India Regulations, 2002 cannot apply to such companies.

21. The Central Board of Direct Taxes Circular No. 5 of 2012 seeks to disallow expenditure incurred by pharmaceutical companies inter-alia in providing 'freebies' to doctors in violation of the Medical Council of India Regulations. The term 'freebies' has neither been defined in the Income-tax Act nor in the Medical Council of India Regulations. However, the expenditure so incurred by the assessee does not amount to provision of 'freebies' to medical practitioners. The expenditure incurred by it is in the normal course of its business for the purpose of marketing of its products and dissemination of knowledge etc and not with a view to giving something free of charge to the doctors. The act of giving something free of charge is incidental to the main objective of product awareness. Accordingly, it does not amount to provision of freebies. Consequently, there is no question of contravention of the Medical Council of India Regulations and applicability of Circular No. 5 of 2012 for disallowance of the expenditure.

22. The Department has not brought anything on record to show that the aforesaid regulation issued by Medical Council of India is meant for pharmaceutical companies in any manner. On the contrary, the assessee has brought to the notice of the Bench the judgment of the Delhi High Court in the case of Max Hospital v. MCI (W.P.C. No. 1334 of 2013 dated January 10, 2014) wherein the Medical Council of India admitted that the Indian Medical Council Regulation of 2002 has jurisdiction to take action only against the medical practitioners and not to health sector industry. From the aforesaid decision, it is ostensibly clear that the Medical Council of India has no jurisdiction to pass any order or regulation against any hospital or any health care sector under its 2002 Regulation. So once the Indian Medical Council Regulation does not have any jurisdiction nor has any authority under law upon the pharmaceutical company or any allied health sector industry, then such a regulation cannot have any prohibitory effect on the pharmaceutical company like the assessee. If the Medical Council regulation does not have any jurisdiction upon pharmaceutical companies and it is inapplicable upon pharma companies like the assessee then, where is the violation of any of law/regulation? Under which provision there is any offence or violation in incurring of such kind of expenditure.

23. Now coming to the Explanation to section 37(1) invoked by the Commissioner of Income-tax, the Explanation provides an embargo upon allowing any expenditure incurred by the assessee for any purpose which is an offence or which is prohibited by law. This means that there should be an offence by an assessee who is claiming the expenditure or there is any kind of prohibition by law which is applicable to the assessee. Here in this case, no such offence of law has been brought on record, which prohibits the pharmaceutical company not to incur any development or sales promotion expenses. A law which is applicable to different class of persons or particular category of assessee, the same cannot be made applicable to all. The Regulation of 2002 issued by the Medical Council of India (supra), provides limitation/curb/prohibition for medical practitioners only and not for pharmaceutical companies. Here the maxim of expressio unius est exclusio alterius is clearly applicable, that is, if a particular expression in the statute is expressly stated for particular class of the assessee then by implication what has not been stated or expressed in the statute has to be excluded for other class of assessee. If the Medical Council regulation is applicable to medical practitioners then it cannot be made applicable to pharma or allied health care companies. If section 37(1) is applicable to an assessee claiming the expense then by implication, any impairment caused by Explanation 1 will apply to that the assessee only. Any impairment or prohibition by any law/regulation on a different class of person/assessee will not impinge upon the assessee claiming the expenditure under this section.

24. We observe that the Central Board of Direct Taxes Circular dated August 1, 2012 (supra) in its clarification has enlarged the scope and applicability of the Indian Medical Council Regulation, 2002 by making it applicable to the pharmaceutical companies or allied health care sector industries. Such an enlargement of scope of the Medical Council of India regulation to the pharmaceutical companies by the Central Board of Direct Taxes is without any enabling provisions either under the provisions of income-tax law or by any provisions under the Indian Medical Council Regulations. The Central Board of Direct Taxes cannot provide casus omissus to a statute or notification or any regulation which has not been expressly provided therein. The Central Board of Direct Taxes can tone down the rigours of law and ensure a fair enforcement of the provisions by issuing circulars and by clarifying the statutory provisions. The Central Board of Direct Taxes circulars act like contemporanea expositio in interpreting the statutory provisions and to ascertain the true meaning enunciated at the time when statute was enacted. However the Central Board of Direct Taxes in its power cannot create a new impairment adverse to an assessee or to a class of the assessee without any sanction of law. The circular issued by the Central Board of Direct Taxes must confirm to tax laws and for purpose of giving administrative relief or for clarifying the provisions of law and cannot impose a burden on the assessee, leave alone creating a new burden by enlarging the scope of a different regulation issued under a different act so as to impose any kind of hardship or liability to the assessee. In any case, it is trite law that the Central Board of Direct Taxes circular which creates a burden or liability or imposes a new kind of imparity, the same cannot be reckoned retrospectively. The beneficial circular may apply retrospectively but

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a circular imposing a burden has to be applied prospectively only. Here in this case the Central Board of Direct Taxes has enlarged the scope of the Indian Medical Council Regulation, 2002 and made it applicable for the pharmaceutical companies. Therefore, such a Central Board of Direct Taxes circular cannot be reckoned to have retrospective effect. The free sample of medicine is only to prove the efficacy and to establish the trust of the doctors on the quality of the drugs. This again cannot be reckoned as freebies given to the doctors but for promotion of its products. The pharmaceutical company, which is engaged in manufacturing and marketing of pharmaceutical products, can promote its sale and brand only by arranging seminars, conferences and thereby creating awareness amongst doctors about the new research in the medical field and therapeutic areas, etc. Every day there are new developments taking place around the world in the area of medicine and therapeutic, hence in order to provide correct diagnosis and treatment of the patients, it is imperative that the doctors should keep themselves updated with the latest developments in the medicine and the main object of such conferences and seminars is to update the doctors of the latest developments, which is beneficial to the doctors in treating the patients as well as the pharmaceutical companies." 8. The above judgmental laws are relevant for the proposition that the circular issued by the Central Board of Direct Taxes enlarging the scope of disallowance to the pharmaceutical companies is without any enabling notification or circular of the Medical Council of India. Considering the settled legal position on the issue, we are of the opinion that the issue now stands covered in favour of the assessee. The pharmaceutical company like the assessee is outside the scope of the circulars by the Medical Council of India or the Central Board of Direct Taxes. Therefore, the conclusions of the Assessing Officer/Commissioner of Income-tax (Appeals) in this regard are reversed. Thus, the grounds raised by the assessee are required to be allowed. 9. In the result, the appeal of the assessee is allowed. Order pronounced in the open court on this 29th day of January, 2018.
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