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



M/s. Ben Foundation Pvt. Ltd., Represented by its Managing Director, Chennai v/s The Deputy Commissioner (SMR), Office of the Principal Secretary, Commissioner of Commercial Taxes, Chennai & Another


Company & Directors' Information:- S R FOUNDATION [Active] CIN = U85300TG2021NPL150167

Company & Directors' Information:- SMR INDIA PRIVATE LIMITED [Active] CIN = U17290DL2012PTC237165

Company & Directors' Information:- S & P FOUNDATION PRIVATE LIMITED [Active] CIN = U45201TN2004PTC052428

Company & Directors' Information:- J. J. FOUNDATION [Active] CIN = U80301DL2011NPL226584

Company & Directors' Information:- B & R FOUNDATION PVT. LTD. [Strike Off] CIN = U85110WB1993PTC060942

Company & Directors' Information:- B S M FOUNDATION PRIVATE LIMITED [Active] CIN = U65191TN1996PTC035440

Company & Directors' Information:- CHENNAI FOUNDATION PRIVATE LIMITED [Strike Off] CIN = U45201TN1992PTC021948

Company & Directors' Information:- B B AND C FOUNDATION [Active] CIN = U85300TG2021NPL151380

Company & Directors' Information:- H S G FOUNDATION PRIVATE LIMITED [Active] CIN = U45200TN2008PTC068054

Company & Directors' Information:- S G H FOUNDATION PRIVATE LIMITED [Active] CIN = U45200TN2008PTC068056

Company & Directors' Information:- K C M FOUNDATION PVT LTD [Active] CIN = U10200WB1986PTC040055

Company & Directors' Information:- M. D. N. FOUNDATION PRIVATE LIMITED [Strike Off] CIN = U45202MH2010PTC209864

Company & Directors' Information:- H H FOUNDATION [Active] CIN = U85191UP2015NPL072454

Company & Directors' Information:- S. G. D. FOUNDATION [Active] CIN = U85320CT2018NPL008384

Company & Directors' Information:- R S FOUNDATION [Active] CIN = U85300UP2020NPL139618

Company & Directors' Information:- D S FOUNDATION [Active] CIN = U85100WB2012NPL188025

Company & Directors' Information:- C L R FOUNDATION PVT LTD [Strike Off] CIN = U70109WB1987PTC042816

Company & Directors' Information:- H G C FOUNDATION PVT LTD [Active] CIN = U67120MH1981PTC025060

Company & Directors' Information:- BEN INDIA PRIVATE LIMITED [Converted to LLP] CIN = U72200DL2014FTC272333

Company & Directors' Information:- K L F FOUNDATION PRIVATE LIMITED [Strike Off] CIN = U70200TN2012PTC087290

Company & Directors' Information:- J L F FOUNDATION PRIVATE LIMITED [Active] CIN = U45200MH1997PTC105439

Company & Directors' Information:- AT FOUNDATION [Active] CIN = U73100DL2017NPL312518

Company & Directors' Information:- I & S FOUNDATION [Active] CIN = U74900DL2015NPL288389

Company & Directors' Information:- M S FOUNDATION [Active] CIN = U85300GJ2021NPL123497

Company & Directors' Information:- C S FOUNDATION [Active] CIN = U91990MH2005NPL151960

Company & Directors' Information:- L I F T FOUNDATION [Active] CIN = U80900TN2011NPL081993

Company & Directors' Information:- M R FOUNDATION [Active] CIN = U93000HR2013NPL051114

    W.P. Nos. 9467 to 9477 of 2015 & W.M.P. Nos. 1, 1, 1, 1, 1, 1, 1, 1, 1, 1 & 1 of 2015

    Decided On, 08 January 2018

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE T.S. SIVAGNANAM

    For the Petitioner: R.L. Ramani, Standing Counsel for B. Raveendran, Advocate. For the Respondents: G. Dhanamadhri, Government Advocate.



Judgment Text

(Prayer: Petition filed under Article 226 of the Constitution of India praying for issuance of a Writ of certiorari to call for the records of the first respondent with reference to the surprise inspection conducted at the petitioner's premises between 12.01.2015 to 20.01.2015 and quash the sworn statement dated 20.01.2015 as recorded by 1st respondent.)

Common Order

1. Heard, Mr.R.L.Ramani, learned Senior Counsel for Mr.B.Raveendran, learned counsel for the petitioners and Ms.G.Dhana Madhri, learned Government Advocate (Taxes) appearing on behalf of the respondents.

2. The writ petitions have been taken up for disposal as counter affidavit has been filed and the counsels have made their submissions.

3. he petitioner has impugned the notices issued by the respondents dated 12.03.2015 for the assessment years 2002-2003 to 2009-2010, 2012-2013 to 2014-2015 (except 2010-2011 and 2011-2012). The first respondent, who is holding the post of Deputy Commissioner of Commercial Taxes, suo motu exercised his revisional power and inspected the place of business of the petitioner from 12.01.2015 to 20.01.2015. In the said inspection, a statement was recorded from the Managing Director of the petitioner with regard to the findings /discrepancies during the course of inspection.

4. It is stated that the Inspecting Officer more than Rs.1 crore was collected as tax. Pursuant thereto, the first respondent issued notice to the petitioner dated 27.01.2015 by referring to the statement given by the Managing Director stating that he would give reply on the "findings on inspection", after consultation with the consultant. But, no reply has been received which the dealer was requested to file on or before 02.02.2015 failing which appropriate action will be taken under the provisions of Tamil Nadu Value Added Tax Act and Tamil Nadu General Sales Tax Act. The petitioners submitted a representation to the first respondent dated 02.02.2015 requesting for grant of one month time after they received the xerox copy of the records seized and recovered from the petitioner. After which the petitioners submitted a reply on 02.03.2015 covering all the issues which were questioned to the Managing Director during the inspection. Subsequently, the first respondent did not initiate any action nor the petitioner was put on notice of any order or observation made by the first respondent, but the second respondent, the petitioner's Assessing Officer, issued the impugned notices by referring to a surprise inspection dated 12.02.2015 proposing to revise the turnover for all the assessment years as referred supra.

5. So far as the assessment years 2002-03, 2003-04, 2004-05, and 2006-07 [01.04.2006 to 31.12.2006], are concerned it was under the erstwhile Tamil Nadu General Sales Tax Act, which has been repealed. Therefore, it is the contention of the petitioner that such assessment cannot be re-opened based upon the inspection conducted by the officers based upon repealed Act by exercising power under the TNVAT Act.

6. Further more, it is submitted that when the Superior Officer namely, first respondent having called for an explanation from the petitioner as regards the findings on inspection, no useful purpose would be served the second respondent, their Assessing Officer, with regard to the jurisdiction of the authority to reopen assessment completed under the TNGST Act. Though it has been specifically raised by the petitioner in the representation, in the counter affidavit there is a vague denial stating that the notices issued are in accordance with section 88 (1) of the TNVAT Act.

7. It is pointed out by the learned Senior Counsel for the petitioner that the said provision Section 88(1) would save only anything which was done or any action taken under the Repealed TNGST Act and the same cannot be reopened based on the inspection, which is conducted after the TNGST Act was repealed.

8. In my view, the petitioner need not have any apprehension to go before the Assessing Officer and submit their defense. This is so because the law mandates that the Assessing Officer being an independent authority has to exercise his statutory power uninfluenced by any observation or direction that my be issued by the superior officer. No Superior Officer can compel him to do the assessment in a particular manner. This is why he has been termed as independent authority under the provisions of the Act.

9. That apart, though a statement has been recorded from the petitioner and the respondent called for the reply on the findings of the inspection which the petitioner has also submitted no order has been passed by the first respondent and the first respondent is very well know that he is not the assessing officer of the petitioner for reversing credit availed by the petitioner.

10. Therefore, at best, the statement or findings of the inspecting officer can be a starting point for issuing a revision notice and nothing more. As and when the petitioner submitted an explanation to the impugned notices, the second respondent should have considered the same independently uninfluenced by any of the observation made the Enforcement Officer and if there is any trace or tinge to show that the Assessing Officer has acted as a mouthpiece of the Enforcement Officer that they will be officer, that will be sufficient to hold that the above are illegal. The above said principles should borne in mind by the Assessing Officer while dealing with the assessment.

11. In the light of the above, the writ petitions are disposed of by directing the petitioners to submit their objection to the impugned notices within a period of 15 days from the date of receipt of a copy of this order, after which, the second respondent shall fix a date for personal

Please Login To View The Full Judgment!

hearing and afford an opportunity to the petitioner and decide and complete the assessment and uninfluenced by any of the observation made by the Enforcement Officer and take an independent decision in the matter. The second respondent should decide the legal issue raised by the petitioner with regard to the proposed re-assessment, which were completed when the TNGST Act was in force. Needless to state that the petitioners seek for copies of records which were seized which they have to furnish. If the records a voluminous the petitioner should be granted sufficient time for perusal of those records in the presence of the officers.
O R