Posted On by &filed under Judgements.


Customs, Excise and Gold Tribunal – Mumbai
Commissioner Of Customs vs H. Kumr Gems Inc. on 10 November, 2000
Equivalent citations: 2001 (73) ECC 709 a
Bench: J T J.H., G Srinivasan


ORDER

J.H. Joglekar, Member (T)

1. Appeal No. C/1250/R/99-Mum was filed by the Commissioner of Customs, Ahmedabad on 13.12.1999. A letter was sent to him asking for three more copies of the CA5 form since the appeal had to be filed in the requisite numbers. In the absence of compliance a show cause notice was sent on 7.8.2000. On two occasions the case was posted for hearing of compliance. In the absence of continued lack of compliance we hold that the appeal is improperly filed and dismiss the same.


Leave a Reply

Your email address will not be published. Required fields are marked *

* Copy This Password *

* Type Or Paste Password Here *

89 queries in 0.174 seconds.