Customs, Excise & Service Tax Appellate Tribunal, West Zonal Bench At Mumbai

Krishna Trading Co. V. Commissioner of Customs (Export), Mumbai

APPEAL No. C/583/09 (Arising out of Order-in-Original CAO No. 36/2009/CAC/CC/KS dated 27.2.2009 passed by Commissioner of Customs (Adjn.), Mumbai). 16-08-2010

JUDGMENT

Per: P.G. Chacko

We had directed the appellant to pre-deposit an amount of Rs.1 crore under Section 129E of the Customs Act and report compliance on 16.8.2010 vide order No. S/140-144/2010/CSTB/C-II dated 24.5.2010. There is no evidence of pre-deposit, nor any request for extension of time for making the pre-deposit, nor even representation for the appellant. The appeal is, therefore, dismissed for non-compliance with Section 129E ibid.

Copyright 2020 by LegitQuest. All rights reserved
*