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The State of Tamil Nadu Rep. by the Deputy Commissioner (CT) Tirunelveli Division v/s Sriman Vaikundasamy Oil Mills, Tenkasi


Company & Directors' Information:- N K OIL MILLS PVT LTD [Active] CIN = U15201GJ1994PTC022669

Company & Directors' Information:- B P OIL MILLS LIMITED [Active] CIN = U15142UP1965PLC003232

Company & Directors' Information:- K P L OIL MILLS PRIVATE LIMITED [Active] CIN = U15142KL1983PTC003685

Company & Directors' Information:- N K B OIL MILLS PRIVATE LIMITED [Active] CIN = U15142KL1999PTC013095

Company & Directors' Information:- K K K OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15142KL2000PTC013621

Company & Directors' Information:- S N OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15142HR1986PTC025702

Company & Directors' Information:- G. B. OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15326HR1985PTC019817

Company & Directors' Information:- R. OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15141DL1992PTC047883

Company & Directors' Information:- J K OIL MILLS COMPANY LIMITED [Strike Off] CIN = U15143UP1955PLC002570

Company & Directors' Information:- N N OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15147MH1999PTC117989

Company & Directors' Information:- J & T OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15141KL2006PTC019754

Company & Directors' Information:- A AND R OIL MILLS PVT LTD [Strike Off] CIN = U15315CH1994PTC014265

    Tax Case Revision (MD) No.18 of 2010

    Decided On, 09 August 2010

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MR. JUSTICE D. MURUGESAN & THE HONOURABLE MR. JUSTICE M. DURAISWAMY

    For the Appellant: K. Balasubramaniam, Special Government Pleader. For the Respondent : No Appearance.



Judgment Text

(Prayer: This Tax Case Revision Petition is filed to revise the orders of the Tamil Nadu Sales Tax Appellate Tribunal (AB), Madurai dated 18.01.2002, passed in M.T.A.No.234 of 1993.)


(Order of the Court was made by M.DURAISWAMY)



The above revision case arises against the order in M.T.A.No.234 of 1993, dated 18.01.2002, on the file of the Tamil Nadu Sales Tax Appellate Tribunal, (Additional Bench), Madurai.


2. The Appeal in M.T.A.No.234 of 1993 was filed against the order of the Appellate Assistant Commissioner (CT), Tirunelveli in Appeal No.485 of 1992, dated 21.12.1992 relating to the assessment year 1991-1992 under the Tamil Nadu General Sales Tax Act, 1959. The appellants have disputed the assessment made on a turnover of Rs.4,02,654/- involving a tax effect of Rs.16,117/-, additional sales tax of Rs.6,994/- and surcharge of Rs.283/-. They have also disputed the penalty levied at Rs.17,804/-.


3. The appellants had been assessed on a total and taxable turnover of Rs.39,47,980/- as against the reported total and taxable turnover of Rs.11,17,466/- and Rs.7,02,297/- respectively as against the results of inspection conducted by the Department on 19.04.1991 and 18.07.1991 and also defects unearthed during the course of check of accounts. The Assessing Officer also levied penalty under Section 12(3) of the Act. Aggrieved over the orders of the Assessing Officer, the appellants filed appeal before the Appellate Assistant Commissioner (CT), Tirunelveli who modified the order of the Assessing Officer. Aggrieved over the order of the Appellate Assistant Commissioner (CT), Tirunelveli, the appellants filed second appeal before the Sales Tax Appellate Tribunal, (Additional Bench), Madurai. The Tribunal modified the order of the Appellate Assistant Commissioner (CT), Tirunelveli by adopting the output of coconut oil for the copra crushed at 50% of the turnover. The Tribunal also modified the penalty levied accordingly.


4. Challenging the order of the Tamil Nadu Sales Tax Appellate Tribunal, (Additional Bench), Madurai, the appellants have filed the above tax revision case.


5. Heard Mr.K.Balasubramaniam, the learned Special Government Pleader for the appellants.


6. On a careful consideration of the materials available on records and the submissions made by the learned counsel for the appellants, it could be seen that the authorised representative of the inspecting officials adopted a ratio of 28% while adopting the output of coconut oil for the copra crushed at the first instant and for the second instant they have adopted 50% ratio. Therefore, inspecting officials took an inconsistent view while adopting the output of coconut oil for the copra crushed.


7. The Tribunal while taking into consideration the contentions raised by the appellants found that the inspecting officials have not adduced convincing reason for adopting different ratio for the same commodity. Therefore, the Tribunal fixed the ratio at 50% to meet the ends of justice. The Tribunal also modified the penalty levied accordingly. The Tribunal also found that the appellants have not placed any specific and deliberate omission for restoring the order of the Assessing Officer. The Tribunal has rightly modified the order of Appellate Assistant Commissioner (CT). That apart the tribunal has exercised the discretion judiciously. Therefore, we find no ground to interfe

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re with the order of the tribunal. 8.Therefore, we are of the considered view that the order passed by the Tamil Nadu Sales Tax Appellate Tribunal, (AB), Madurai, is within the discretionary powers and it does not warrant any interference from this Court. Therefore, the Tax Case Revision is liable to be dismissed. Accordingly, the Tax Case Revision is dismissed. No costs.
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