Mobile View
Main Search Advanced Search Disclaimer
Citedby 130 docs - [View All]
District Excise Officer vs Income Tax Officer on 21 January, 2000
Union Of India & Anr., Etc. Etc vs A.Sanyasi Rao & Ors., Etc. Etc on 13 February, 1996
Deputy Excise & Taxation ... vs Income Tax Officer (Tds) on 29 March, 2000
District Excise Officer vs Income Tax Officer on 31 December, 1997
Deputy Excise And Taxation ... vs Income-Tax Officer (Tds) on 29 March, 2000

User Queries
[Complete Act]
Central Government Act
Section 206C in The Income- Tax Act, 1995
206C. 5 Profits and gains from the business of trading in alcoholic liquor, forest produce, scrap, etc 6
(1) 7 Every person, being a seller shall, at the time of debiting of the
1. Inserted by the Finance (No. 2) Act, 1977, w. e. f. 1- 10- 1977.
2. See rule 37B and Form No. 27B.
3. Substituted for' Income- tax' by the Direct Tax Laws (Amendment) Act, 1987, w. e. f. 1- 4- 1988.
4. Inserted by the Finance Act, 1988, w. e. f. 1- 6- 1986.
7. Substituted by the Finance Act, 1992, w. e. f. 1- 4- 1992. Prior to the substitution, subsection (1) read as under:" (1) Every person, being a seller referred to in section 44AC, shall, at the time of debiting of the amount payable by the buyer refer- red to in that section to the account of the buyer or at the time of receipt of such amount from the, said buyer in cash or by the issue of a cheque or draft or by any other mode, whichever is earlier, collect from the buyer of any goods of the nature specified in column (2) of the Table below, a sum equal to the percentage, specified in the corresponding entry in column (3) of the said Table, of such amount as income- tax on income comprised therein. Table S. No. Nature of goods Percentage (1) (2) (3) (i) Alcoholic liquor for human consumption (other than Indian made foreign liquor) Fifteen per cent (ii) Timber obtained under a forest lease Fifteen per cent (iii) Timber obtained by any mode other than Five per cent under a forest lease (iv) Any other forest produce not being timber Fifteen per cent: Provided that where the Assessing Officer, on an application made by the buyer, gives a certificate in the prescribed form that to the best of his belief any of the goods refer- red to in the aforesaid Table are to be utilised for the purposes of manufacturing, processing or producing articles or things and not, for trading purposes, the provisions of this sub- section shall not apply so long as the certificate is in force." Earlier, the italicised word was substituted for" Ten" by the Direct Tax Laws (Amendment) Act, 1989, w. r. e. f. 1- 6- 1988.
amount payable by the buyer to the account of the buyer or at the time of receipt of such amount from the said buyer in cash or by the issue of a cheque or draft or by any other mode, whichever is earlier, collect from the buyer of any goods of the nature specified in column (2) of the Table below, a sum equal to the percentage specified in the corresponding entry in column (3) of the said Table, of such amount as income- tax. Table S. No. Nature of goods Percentage
(i) Alcoholic liquor for human consumption (other than Indian- made foreign liquor) Fifteen per cent (ii) Timber obtained under a forest lease Fifteen per cent
(iii) Timber obtained by any mode other than a under forest lease Five per cent
(iv) Any other forest produce not being timber Fifteen per cent: Provided that where the Assessing Officer, on an application made by the buyer, gives a certificate in the prescribed form that to the best of his belief any of the goods referred to in the aforesaid Table are to be utilised for the purposes of manufacturing, processing or producing articles or things and not for trading purposes, the provisions of this subsection shall not apply so long as the certificate is in force.]
(2) The power to recover tax by a collection under sub- section (1) shall be without prejudice to any other mode of recovery.
(3) Any person collecting any amount under sub- section (1) shall pay within seven days the amount so collected to the credit of the Central Government or as the Board directs.
(4) Any amount collected in accordance with the provisions of this section and paid under sub- section (3) shall be deemed as payment of tax on behalf of the person from whom the amount has been collected and credit shall be given to him for the amount so collected on the production of the certificate furnished under sub- section (5) in the assessment made under this Act for the assessment year for which such income is assessable.
(5) Every person collecting tax in accordance with the provisions of this section shall within ten days from the date of debit or receipt of the amount furnish to the buyer to whose account such amount is debited or from whom such payment is received, a certificate to the effect that tax has been collected and specifying the sum so collected, the rate at which the tax has been collected and such other particulars as may be prescribed. 1
(5A) 2 Every person collecting tax in accordance with the provisions of this section shall prepare half- yearly returns for the period ending on 30th September and 31st March in each financial year, and deliver or
2. Inserted by the Direct Tax Laws (Amendment) Act, 1989, w. e. f. 1- 4- 1989.
cause to be delivered to the prescribed income- tax authority' such returns in such form and verified in such manner and setting forth such particulars and within such time as may be prescribed. 2]
(6) Any person responsible for collecting the tax who fails to collect the tax in accordance with the provisions of this section, shall, notwithstanding such failure, be liable to pay the tax to the credit of the Central Government in accordance with the provisions of sub- section (3).
(7) Without prejudice to the provisions of sub- section (6), if the seller does not collect the tax or after collecting the tax fails to pay it as required under this section, he shall be liable to pay simple interest at the rate of two per cent per month or part thereof on the amount of such tax from the date on which such tax was collectible to the date on which the tax was actually paid.
(8) Where the tax has not been paid as aforesaid, after it is collected, the amount of the tax together with the amount of simple interest thereon referred to in sub- section (7) shall be a charge upon all the assets of the seller.] 3 Explanation.- For the purposes of this section,-
(a) " buyer" means a person who obtains in any sale, by way of auction, tender or any other mode, goods of the nature specified in the Table in sub- section (1) or the right to receive any such goods but does not include,-
(i) a public sector company,
(ii) a buyer in the further sale of such goods obtained in pursuance of such sale, or
(iii) a buyer where the goods are not obtained by him by way of auction and where the sale price of such goods to be sold by the buyer is fixed by or under any State Act;
(b) " seller" means the Central Government, a State Government or any local authority or corporation or authority established by or under a Central, State or Provincial Act, or any company or firm or cooperative society.], 3 Inserted by the Finance Act, 1992 , w. e. f. 1- 4- 1992 .
(vi) Any other forest produce not being timber. Fifteen per cent. These tax rates have to be increased by surcharge at the rate of 15 per cent where the buyer is a domestic company and 12 per cent in the case of other buyers. These provisions will apply only at the point of the first sale of such goods. Where the goods are meant for manufacturing, processing or producing articles and things and not for trading, a certificate could be obtained from the Assessing Officer and so long as such certificate remains in force section 206C (1) would not apply. The deducted tax should be paid to the credit of the Central Government within a week. The person deducting the tax should furnish a tax deduction certificate in Form 27D. A half- yearly return of tax, deducted should be filed for the periods ending 30th September and 30th March and failure to file these returns is punishable. [ Circular No. 660, dated 15th September, 1993 ]