Commissioner Of Central Excise vs M/S Trf Ltd. on 8 April, 2011

Jharkhand High Court
Commissioner Of Central Excise vs M/S Trf Ltd. on 8 April, 2011
               IN THE HIGH COURT OF JHARKHAND AT RANCHI
                    Tax Appeal No. 01 of 2010
         The Commissioner of Central Excise ...........                   Appellant.
                                 Versus
         M/S TRF Ltd. Burmamines, Jamsherdpur ..                    Respondent.
CORAM: -       HON'BLE THE CHIEF JUSTICE
               HON'BLE MRS. JUSTICE POONAM SRIVASTAV

         For the Appellant              : Mr. Ratnesh Kumar, Advocate.
         For the Respondent             : Mr. Sachin Kumar, Advocate.

07/ 08.04.2011

: This appeal is admitted for hearing.

As Mr. Sachin Kumar, learned counsel has appeared and
accepts notice on behalf of the respondent, no notice is required to be
issued.

The appeal will come up for hearing in due course.

(BHAGWATI PRASAD, C.J.)

(POONAM SRIVASTAV, J.)

Sharma

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