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KANAKA DURGA AGRO OIL PRODUCTS LTD. VIJAYAWADA VERSUS COMMERCIAL TAX OFFICER, VIJAYAWADA


Company & Directors' Information:- G H AGRO PRODUCTS PRIVATE LIMITED [Active] CIN = U15143PB1996PTC018159

Company & Directors' Information:- S A AGRO PRODUCTS PRIVATE LIMITED [Active] CIN = U01403WB2013PTC195653

Company & Directors' Information:- B. D. AGRO PRODUCTS PRIVATE LIMITED [Active] CIN = U01400WB2009PTC136319

Company & Directors' Information:- D A P AGRO PRODUCTS PRIVATE LIMITED [Active] CIN = U01403WB2011PTC157956

Company & Directors' Information:- B. K. AGRO PRODUCTS PRIVATE LIMITED [Active] CIN = U70101WB1990PTC049682

Company & Directors' Information:- S V M A AGRO PRODUCTS PRIVATE LIMITED [Active] CIN = U15142TZ2003PTC010834

Company & Directors' Information:- K E AGRO PRODUCTS PRIVATE LIMITED [Active] CIN = U15314KL2002PTC015782

Company & Directors' Information:- AGRO (INDIA) PRODUCTS PRIVATE LIMITED [Active] CIN = U01500DL2013PTC250521

Company & Directors' Information:- W B AGRO PRODUCTS PRIVATE LIMITED [Active] CIN = U15400KA2014PTC073123

Company & Directors' Information:- D M AGRO PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC066893

Company & Directors' Information:- D N AGRO PRODUCTS PRIVATE LIMITED [Active] CIN = U15314UR2005PTC032824

Company & Directors' Information:- N K AGRO PRODUCTS PRIVATE LIMITED [Active] CIN = U15490PB2010PTC034534

Company & Directors' Information:- INDIA AGRO PRODUCTS PRIVATE LIMITED [Active] CIN = U01300TZ1991PTC003161

Company & Directors' Information:- S B R AGRO PRODUCTS PRIVATE LIMITED [Active] CIN = U01120TN2008PTC070170

Company & Directors' Information:- B S AGRO PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U29246WB1995PTC073119

Company & Directors' Information:- S C P AGRO PRODUCTS PRIVATE LIMITED [Active] CIN = U15400WB2010PTC154344

Company & Directors' Information:- B B AGRO PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U01111WB1999PTC089962

Company & Directors' Information:- B. R. AGRO PRODUCTS PRIVATE LIMITED [Active] CIN = U74999MP2020PTC052151

Company & Directors' Information:- J. M AGRO PRODUCTS PRIVATE LIMITED [Active] CIN = U01122UP2007PTC032828

Company & Directors' Information:- P M AGRO PRODUCTS PRIVATE LIMITED [Active] CIN = U01100MP2010PTC023037

Company & Directors' Information:- DURGA AGRO PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U01409JK1997PTC001782

Company & Directors' Information:- M. C. AGRO PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U74990WB2009PTC135219

Company & Directors' Information:- P G AGRO PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U01403WB2009PTC139377

Company & Directors' Information:- L. M. AGRO PRODUCTS PRIVATE LIMITED [Active] CIN = U15139DL2010PTC207504

Company & Directors' Information:- C K AGRO PRODUCTS PRIVATE LIMITED [Active] CIN = U01403AP2016PTC098332

Company & Directors' Information:- R J AGRO PRODUCTS INDIA PRIVATE LIMITED [Strike Off] CIN = U15311KA2005PTC036080

Company & Directors' Information:- COMMERCIAL AGRO PRODUCTS PVT. LTD. [Under Liquidation] CIN = U01122TG1993PTC016043

Company & Directors' Information:- DURGA PRODUCTS PRIVATE LIMITED. [Strike Off] CIN = U15544UP1986PTC007687

Company & Directors' Information:- AGRO PRODUCTS PVT LTD [Strike Off] CIN = U01131OR1983PTC001188

Company & Directors' Information:- COMMERCIAL PRODUCTS LTD. [Strike Off] CIN = U24232WB1941PLC010698

Company & Directors' Information:- R L R AGRO PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U01403TG2012PTC082514

Company & Directors' Information:- C S OIL PRODUCTS PVT LTD [Strike Off] CIN = U99999UP1988PTC010310

Company & Directors' Information:- R P V AGRO PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U01300TZ1997PTC008071

Company & Directors' Information:- A V S AGRO-PRODUCTS COMPANY LIMITED [Dissolved] CIN = U74899DL1995PLC070790

Company & Directors' Information:- M R AGRO PRODUCTS PRIVATE LIMITED [Active] CIN = U01400MH2012PTC226708

Company & Directors' Information:- B. U. AGRO-PRODUCTS PRIVATE LIMITED [Active] CIN = U01100GJ2018PTC101009

    W.P.4089 Of 2000

    Decided On, 21 March 2000

    At, High Court of Andhra Pradesh

    By, THE HONOURABLE MR. JUSTICE P. VENKATARAMA REDDY & THE HONOURABLE MR. JUSTICE D.S.R. VARMA

    For the Appearing Parties: S. Krishna Murthy, Advocate.



Judgment Text

P. VENKATARAMA REDDI, J.


( 1 ) IN this writ petition, the order of the appellate Deputy Commissioner (CT), vijayawada dated 1-1-2000 rejecting the petitioner's appeal in limine on the ground of delay has been questioned.


( 2 ) FOR the assessment year 1995-96, assessment was made by the first respondent on 11-3-1997. The petitioner agreed for the proposed assessment and gave a letter of consent to that effect. Long thereafter, the petitioner filed an appeal against the said assessment order with a delay of 533 days. The contention raised in the appeal was that a turnover of rs. 76,72,260/- representing the sales of oil extracted from oil cakes was subjected to higher rate of tax unlike oil extracted from oil seeds. Reliance was placed on the decision of this Court in Rajasree Oils and Extractions Ltd. vs. Dy. Commr. , Nellore in which Entry 24-A of Schedule I to the A. P. G. S. T. Act was declared unconstitutional. The petitioner therefore contended in the grounds of appeal that groundnut oil and sunflower oil extracted from oil cakes and sold within the State was illegally subjected to higher rate of tax. It may be stated that Entry 24-A deals with groundnut oil or refined oil and as far as sunflower oil is concerned, it is covered by a separate entry. e. , Entry 128. However, the petitioner has questioned the levy of tax both on the groundnut oil and sunflower oil. In fact, the turnover of groundnut oil is much less than sunflower oil. Be that as it may, the petitioner did not even state in the memorandum of Appeal the reasons for filing the appeal belatedly. It does not appear that he filed any separate petition for condonation of delay. The appellate authority after hearing the petitioner's representative passed the following order on 1-1-2000. "the appellants filed the present appeal petition with a delay of 533 days though they were basing on the abovesaid judgment. The appellate deputy Commissioner is empowered to condone a delay of 30 days as the delay is 533 days the power of condonation of delay had been ceased by the amendment with effect from 4-1-1997. Therefore, the delay cannot be condoned and in the result, the appeal petition is rejected. "


( 3 ) THE time for preferring appeal under section 19 of the APGST Act is 30 days from the date of service of the order. The appellate authority is empowered to condone the delay upto 30 days beyond the prescribed period. Naturally, the appeal which was filed with a time gap of 533 days could not be taken on file. Hence, it was rejected in limine. The petitioner did not prefer any appeal against this order to the tribunal.


( 4 ) THE petitioner contends in this writ petition that he filed the appeal "well within the period of limitation" inasmuch he came to know of the judgment of this court on 25-7-1998 when it was published in the Law Journal and the starting point of the limitation should be reckoned from that date. Reliance is sought to be placed on the decision of the Supreme Court in Mahabir kishore vs. State of M. P. We are of the view that the contention is wholly untenable and flies in the face of the specific provision of law. It is trite to say that the remedy of appeal is a creature of statute. If the special statute prescribed a particular period of limitation for preferring the appeal, the appeal has to be necessarily filed within that date. If there is provision for condonation of delay and sufficient cause is shown, the appellate authority can condone the delay if it is satisfied with the reasons for the delay. The proviso to Section 19 (1) as it originally stood empowered the appellate authority to admit an appeal after a period of 30 days, if it is satisfied that the dealer had sufficient cause for not preferring the appeal within the prescribed period of 30 days subject to the payment of the admitted tax due. Under the amended provision, the delay can only be condoned upto a further period of 30 days. In any of the events,. e. , whether the appeal is filed within the time prescribed in Section 19 (1) or within the further period of 30 days under the proviso thereof, the starting point of limitation is the date on which the order or proceeding was served on the dealer. The petitioner cannot seek to substitute some other starting point of limitation based on the general law of limitation. Mahabir Kishore's case (supra) was a case in which a suit was filed for refund of money (cess) paid under mistake of law. Hence Article 113 of the Limitation act, 1963 and Section 17 (1) (c) were applied. The period of limitation, according to section 17 (1) (c) begins to run from the date of knowledge of particular law wherein the money was paid being declared void and this was interpreted to mean "the date of the judgment of a competent Court declaring that law void". The principle laid down in that case based on the interpretation of Section 17 (l) (c) has absolutely no application here where the remedy is sought to be worked out within the four corners of the Sales Tax Act. Incidentally, it may be mentioned that the broad proposition laid down in Mahabir kishore's case (supra) based on the judgment in S. T. O. vs. Kanhaiyalal that tax paid under mistake of law is refundable under Section 72 of the Indian Contract Act has been considerably eroded by the nine-Judge Bench decision of the Supreme Court in Mafatlal Industries Ltd. vs. Union of India. The decision in Kanhaiyalal's case (supra) was disapproved by the Supreme Court. Even the ultimate conclusion reached in that case (Mahabir's case (supra)) is open to question in the light of the Mafatlal industries case (supra ). However, we are not concerned with that larger question.


( 5 ) FOR the foregoing reasons, we are of the view that the appellate authority which had no power to condone the delay was perfectly justified in not admitting the appeal on account of the delay. In fact, as already stated, even the petition to condone the delay was not filed. It was not even averred before the appellate authority that the tax was paid under the alleged mistake of law and the petitioner came to know of the true legal position only after the decision of this Court was published in the law Journals. Thus, neither any foundation was laid factually for reckoning the starting point of limitation from July, 1997, nor is there any legal basis for the contention that sec. 17 (1) (c) of the Limitation Act, 1963 should be read into Section 19 and other remedial provisions of the APGST Act.


( 6 ) THERE is yet another impediment which comes in the way of the petitioner. It is not the case of the petitioner that he refrained from passing on the tax burden to his buyers/consumers and that he would suffer loss or prejudice on account of the illegal collection of tax by the State. As a prudent businessman, he would have collected the tax. As observed by the supreme Court in Mafatlal's case (supra) "it would be legitimate for the Court until contrary is established to presume that an indirect tax burden has been passed on" (vide observations in para 73 ). The Supreme court while dealing with a claim for refund of the duty paid under an unconstitutional law and clarifying that the right to refund arises by virtue of Article 265, in such a case, nevertheless clarified that there is no automatic or unconditional right of refund. It was observed that even in such a case, equitable considerations have to be kept in view. The dicta laid down in para 69 and the concern expressed therein against unjust enrichment of an assessee are quite apposite. We quote:"article 265 cannot be in isolation. It must be read in the light of the concepts of economic and social justice envisaged in the preamble and the guiding principles of State policy adumbrated in Articles 38 and 39 - an aspect dealt with at some length at a later stage. The very concept of economic justice means and demands that unless the claimant (for refund) establishes that he has not passed on the burden of the duty/tax to others, he has no just claim for refund. It would be parody of economic justice to refund the duty to a claimant who has already collected the said amount from his buyers. The refund should really be made to the persons who have actually borne its burden - that would be economic justice. Conferring an unwarranted and unmerited monetary benefit on an individual is the very anti-thesis of the concept of economic justice and the principles underlying Articles 38 and 39. "again while summarizing the propositions, it was laid down at page 548:" (V) Article 265 of the Constitution has to be construed in the light of the goal and the ideals set out in the preamble to the Constitution and in Articles 38 and 39 thereof. The concept of economic justice demands that in the case of indirect taxes like Central excises duties and Customs duties, the tax collected without the authority of law shall not be refunded to be the petitioner-plaintiff unless he alleges and establishes that he has not passed on the burden of duty to a third party and that he has himself borne the burden of the said duty. (vi) Section 72 of the Contract Act, 1872 is based upon and incorporates a rule of equity. In such a situation, equitable considerations cannot be ruled out while applying the said provision. (vii) While examining the claims for refund, the financial chaos which would result in the administration of the State by allowing such claims is not an irrelevant consideration. Where the petitioner-plaintiff has suffered no real loss or prejudice, having passed on the burden of the tax or duty to another person, it would be unjust to allow or decree his claim since it is bound to prejudicially affect the public exchequer. In case of large claims, it may well result in financial chaos in the administration of the affairs of the state. "


( 7 ) APPLYING the above principles, the petitioner will not be entitled to the refund of the tax paid under Entry 24-A. In fact there is a specific provision under the apgst Act which disables the dealer from obtaining refund of tax the levy of which is held to be invalid unless the dealer proves that the tax has not been collected from the purchaser (vide Section 33-BB ).


( 8 ) WE have referred to the aforesaid provision and also the observations in mafatlal Industries case (supra) dealing with the refund of tax collected under an invalid provision not because the petitioner has made a direct claim for refund before this Court, but

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because it has an intimate bearing on the relief sought by the petitioner. The ultimate relief which the petitioner seeks is to have the appeal restored to file and decided on merits in view of the Full Bench decision. Let us take it that the appeal is allowed partially insofar as the levy of groundnut oil is concerned. However, the petitioner gains nothing unless he is able to get the refund of tax. As the petitioner is not in a position to aver and establish that the tax was not passed on to the buyers, ultimately, he would not get any benefit. The jurisdiction under Article 226 need not be exercised to promote an exercise in futility or to clear the way to the petitioner to make an unjust claim for refund of the tax to the detriment of public exchequer. When unjust enrichment is the ultimate aim of the dealer, the Court should not exercise its writ jurisdiction to encourage and lend support to such move. ( 9 ) THUS, viewed from any angle, the petitioner is not entitled to any relief. He has indulged in speculative litigation after having invited the assessment on the basis of consent, long back. The writ petition is dismissed without costs.
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