2000-(158)-CTR -0110 -MAD

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174

COMMISSIONER OF INCOME-TAX v. PRINT SYSTEM PRODUCTS.

Tax Case Nos. 1105 & 1106 of 1988, decided on September 30, 1999.

HIGH COURT OF MADRAS

Smt. Chitra Venkatraman, for the Applicant :

N. Devanathan, for the Respondent

JUDGMENT

R. JAYASIMHA BABU, J. :

This is another instance of the Revenue dogged persistence in a matter which in the least warrants it. The CBDT itself had in a circular [Circular No. 240-Ed.] found at (1979) 10 CTR (St) 1 : (1979) 117 ITR 24 (St) at p. 24 inter alia, clarified the scope of the terms “publicity” and “sales promotion” for the purposes of section 37(3A) inter alia, in the п following terms :

“As the terms “publicity” and “sales promotion” have a wide amplitude, expenditure incurred by assessees on fashion shows, beauty contests; consumer contests; consumer gift offers; and free samples or gifts will fall within the ambit of new sub-section (3A) of section 37 of the IT Act.

2. Rightly following that circular, the ITO had allowed the deduction claimed by the assessee for the commission paid by it to others for securing orders for the imported photographic equipment, for which admittedly, there was no ready market. The CIT by exercising his revisional authority interfered with that order, and disallowed the amounts for the asst. yrs. 1979-80 and 1980-81 on the ground that it constituted sales promotion expenses. The Tribunal has rightly reversed the order of the CIT. We fail to understand as to why the Revenue felt it necessary to approach this Court against the order of the Tribunal, which is in conformity with what the CBDT itself had stated.

3. That there is a difference between sales and sales promotion is self-evident. All expenses relating to sales incurred in the normal course for effecting such sales must necessarily be allowed as expenditure connected with the business, under section 37 of the Act. Parliament has made a special provision for sales promotion only in section 37 (3A) of the Act, though that term has not been defined in the section. The CBDT which is vested with the power of ensuring the proper and efficient administration of the Act had rightly issued a Circular dt. 17th May, 1978, portion of which has been extracted above. A bare perusal of that circular shows that promotional expenses are expenses which relate to the general promotion of the product with a view to attract customers for the product such as advertisement in newspaper, holding contests to attract attention of the potential customers to that product, consumer gift offers to generate interest among the buyers, and invited their attention to the product for increasing the sales of the product. Commission paid to the persons who effect the actual sale, at a percentage of the value of the product and salary paid to employees such as marketing officers and sales personnel and persons manning the sales officers are obviously expenditure incurred for effecting normal sales, and do not amount to the special sales promotion expenses. By and large, sales promotion expenses are expenses which are not directly related to any single sale but are expenses aimed at generating interest among the potential customers for the purpose of the product. Commission, on the other hand, is paid on the actual sales effected to the person through whose assistance, the sale was concluded. Similarly, salary paid to the sales personnel is for retaining their services for effecting the sales.

4. The Tribunal was quite right in reversing the order of the CIT. The question referred to us viz. :

“Whether, on the facts and in the circumstances of the case, the Tribunal was correct in law in holding that the commission paid to intermediaries who canvassed the sales are not sales promotion expenses and will not fall within the ambit of sub-section (3A) of s.37 of the IT Act, 1961 ?”.

is answered in favour of the assessee, and against the Revenue. The assessee shall be entitled to costs in the sum of Rs. 1,500 in each tax cases.

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