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



M/s. Eureka Automobiles Private Ltd., Rep., by its Director, N.S. Srinivasan v/s The Assistant Commissioner (CT), T. Nagar Assessment Circle, Chennai


Company & Directors' Information:- N E C C AUTOMOBILES PRIVATE LIMITED [Active] CIN = U74899DL1991PTC043600

Company & Directors' Information:- J P M AUTOMOBILES LIMITED [Active] CIN = U74899DL1995PLC068910

Company & Directors' Information:- K. S. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50300RJ2009PTC028204

Company & Directors' Information:- Y J AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50401MP2013PTC031920

Company & Directors' Information:- N S AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50102MH2012PTC226814

Company & Directors' Information:- B K AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50200AP2009PTC064484

Company & Directors' Information:- N. K. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50102GJ2006PTC049307

Company & Directors' Information:- G M S AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50101DL1997PTC089284

Company & Directors' Information:- A K AUTOMOBILES LIMITED [Amalgamated] CIN = U34100WB1984PLC038001

Company & Directors' Information:- R. J. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50100BR2020PTC047409

Company & Directors' Information:- V. M. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U35911UP1995PTC018136

Company & Directors' Information:- A R AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U50404PY2011PTC002555

Company & Directors' Information:- J B S AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U34101OR2005PTC008397

Company & Directors' Information:- P K AUTOMOBILES PVT LTD [Strike Off] CIN = U50300UP1979PTC004841

Company & Directors' Information:- M R K AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U50102UP2011PTC045868

Company & Directors' Information:- I B AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U29253DL2008PTC172205

Company & Directors' Information:- K G AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U34200DL2007PTC162859

Company & Directors' Information:- AUTOMOBILES PVT. LTD. [Strike Off] CIN = U99999DL2000PTC000916

    W.P.No. 31970 of 2017 & W.M.P.Nos. 35129 & 35130 of 2017

    Decided On, 26 July 2021

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE S.M. SUBRAMANIAM

    For the Petitioner: V. Sundareswaran, Advocate. For the Respondent: V. Veluchamy, Government Advocate.



Judgment Text

(Prayer: Petition filed under Article 226 of the Constitution of India praying for issuance of Writ of Certiorari to call for the records of the respondent in VAT/33326401290/2016-17/A3 along with Form U dated 05.09.2017 issued to M/s.Ford Credit India P. Limited, S.P.Koil Road, Chengalpet, Chennai-603 204, quash the same._

The order impugned dated 05.09.2017, regarding recovery of arrears of monthly payment for the year 2016-17 is under challenge in the present writ petition.

2. Admittedly, the defaulter of payment of sales tax arrears is M/s.MPL Cars Pvt. Ltd. In respect of the sales tax arrears to be paid by the said M/s.MPL Cars Pvt. Ltd., the respondent issued notice to the petitioner M/s.Eureka Automobiles Pvt. Ltd. The petitioner has paid the amount due to M/s.MPL Cars Pvt. Ltd., and informed the authorities that they have no further dues to be paid and accordingly, the Department cannot pass any order attaching the properties belong to the petitioner.

3. The learned counsel for the petitioner made a submission that the petitioner has clearly stated that there is no arrears of amount due to be paid by the petitioner-company to M/s.MPL Cars Pvt. Ltd., and once there is no due to be paid to the defaulter, then under Section 45(5) of the Tamil Nadu Value Added Tax Act, 2006 (hereinafter referred to as “the TNVAT Act”), no further action can be taken against the garnishee. In this regard, the petitioner has drawn the attention of this Court with reference to the notice issued by the Department as well as the reply given by the petitioner on several occasions. It is contended that the petitioner has repeatedly informed the respondent that there is no arrears of money due to be paid to M/s.MPL Cars Pvt., Ltd., by the petitioner and therefore, under Section 45(5) of the TNVAT Act, they are to be exonerated from the liability and no order attaching the property belongs to the petitioner shall be issued. Without considering any of these aspects, the respondent passed the impugned order of attachment.

4. The learned Government Advocate appearing on behalf of the respondent made a submission that due to the business transactions between the petitioner and M/s.MPL Cars Pvt. Lt., the respondent issued the order and therefore, there is no infirmity or perversity as such.

5. Let us consider Section 45(5) of the TNVAT Act, which reads as under:-

“Section 45(5) Where any person to whom a notice under this section is served, objects to it by a statement in the prescribed form that the sum demanded or any part thereof is not due by him to the dealer or that he does not hold any money for or on account f the dealer, then nothing contained in this section shall be deemed to require such person to pay the sum demanded or part thereof, as the case may be, to the assessing authority, but if it is discovered that such statement was false in any material particular, such person shall be personally liable to the assessing authority to the extent of his own liability to the dealer on the date of the notice or to the extent of the liability of the dealer for the amount due under this Act, whichever is less.”

6. In view of the fact that the notice issued by the respondent was promptly responded by the petitioner and the amount due to the defaulter had already been deposited and further, the petitioner informed the respondent that there is no further dues to be paid to M/s.MPL Cars Pvt. Ltd., Section 45(5) of the TNVAT Act would be applicable to the case of the petitioner and this Court is of the opinion that the respondent may proceed against the petitioner, if at all they could able to discover any such additional materials or found that the statement made by the petitioner is false or incorrect. Under these circumstances, the order impugned cannot be sustained.

7. The learned counsel for the petitioner further made a submission that M/s.MPL Cars Pvt. Ltd., is now functioning at Bangalore and the Directors are also residing at Bangalore. Therefore, the respondent has an opportunity to recover the amount from the original defaulter by invoking the provisions of the TNVAT Act. Knowing the fact that the defaulter is very much residing and functioning at Bangalore, there is no reason whatsoever to initiate action against the petitioner. If at all arrears of sales tax is to be recovered, the Department has to initiate action against the defaulter, as the defaulter is very much available at Bangalore, and this fact was also informed by the petitioner to the Department. Under these circumstances, the respondent shall take appropriate st

Please Login To View The Full Judgment!

eps against the defaulter, viz., M/s.MPL Cars Pvt. Ltd., by following the procedures contemplated. 8. Accordingly, the impugned order passed by the respondent dated 05.09.2017 is set aside and the writ petition is allowed. However, the respondent is at liberty to proceed further, if at all they found that the statement and the affidavit filed by the petitioner are false or incorrect as contemplated under Section 45(5) of the TNVAT Act. No costs. Consequently, connected miscellaneous petitions are closed.
O R