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BARIJORIWALAS ROLLING MILLS PVT. LTD. V/S COMMISSIONER, CENTRAL EXCISE & CUSTOMS, JAIPUR-I, JAIPUR, decided on Tuesday, December 2, 2014.
[ In the High Court of Rajasthan, Excise Appeal No. 2 of 2014 & 26 of 2014. ] 02/12/2014
Judge(s) : SUNIL AMBWANI & J.K. RANKA
Advocate(s) : Ashok Mehta, Devendra Sharma.
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  "2015 (315) ELT 9"  ==   ""  







    1. D.B. Excise Appeal No.2/2014 has been filed against the order of the Customs Excise and Service Tax Appellate Tribunal Principal Bench New Delhi (for short 'the CESTAT') dated 31.12.2013 by which it allowed the modification application filed by the appellant to modify the stay order dated 23.10.2012 whereby the appellant was required to deposit 25% of the duty demand and to deposit Rs.2 lakh towards penalty imposed on the Director as condition of hearing the appeal. The modification application was rejected on the ground that a major part of the duty stands confirmed against the appellant on the basis of consumption of electricity. The Revenue conducted certain investigations in the factory and found that average power consumption in the manufacture of similar product was 102.09 unit of electricity per MT. By applying the same ratio the Revenue entertained a view that the appellant has accounted less production and accordingly confirmed the demand. The CESTAT did not accept the argument that the electricity consumption cannot be the basis for determining production and that the order passed by the Commissioner to drop the demand in the subsequent case cannot be taken to be a good ground as in those cases also the proposal to confirm the demand of duty was based upon the entries made in the documents recovered from M/s Nirmal Inductomelt Pvt. Ltd. as also on the basis of investigation conducted in the factory of M/s Shree Sharma Steel Re -Rolling Mills. It was found that the evidence available in the present case as also the one which was before the Commissioner in the other case was similar in nature.2. The D.B. Excise Appeal No.26/2014 filed by the appellant arises out of final order passed by the CESTAT dated 26.05.2014 by which the appeal was dismissed on the ground that there was no compliance of the order of pre -deposit dated 23.10.2012 and no proof of pre -deposit was filed. The substantive demand for excise duty interest and penalties assessed on 23.10.2012 stand unrealized and even 25% of the duty and Rs.2 lakh as penalty directed to be pre -deposited by the appellant and its Director on 23.10.2012 remained un -remitted. The appeal was thus dismissed by CESTAT on the ground of non -compliance of the order of pre -deposit.3. It is submitted by learned counsel appearing for the appellant -Company that the Company has a strong prima -facie case to succeed in appeal and that the financial position of the Company is not such that it could have deposited 25% of the amount as pre-deposit and Rs.2 lakh by its Director. An amount of Rs.5 lakh which was directed to be deposited by the CESTAT earlier before modification was made in pursuance to the application filed by the Department has been deposited and is lying in deposit with the Department. The deposit of 25% of demand will cause undue hardship to the appellant -Company making the remedy illusory. The non-availability of funds to deposit will take away the remedy of appeal before CESTAT which has fair chances of success.In order to find out as to whether any exceptional hardship will be caused to the appellant we had directed the appellant to file its balance -sheets of last three years. The appellant has in compliance of our order filed the balance sheets of last five years in D.B. Excise Appeal No.26/2014.4. A perusal of the balance -sheets would show that the Company is running into losses and it does not have any free reserves and surplus. The losses have not eroded the net worth but that the losses are substantial which will not enable the Company to make pre-deposit of 25% of the assessed duty demand.5. Learned counsel appearing for the appellant has produced the order passed by the Commissioner Central Excise Jaipur -I Jaipur in the matter of M/s Shiv Prasad Mills Pvt. Ltd. in which the demand worked out on the basis of electricity consumption was dropped. He has also relied upon R.A. Castings Pvt. Ltd. Vs. Commissioner of C.Ex. Meerut -I 2009 237 ELT 674 decided by the Tribunal at Delhi on the issue which has been upheld by the Hon'ble Supreme Court in Commissioner of Central Excise Meerut Vs. M/s R.A. Casting Pvt. Ltd. and Ors. Etc.Etc. dismissing the Special Leave Petition on 31.01.2011.6. THE Tribunal at Delhi held in R.A. Castings Pvt. Ltd. Vs. Commissioner of C.Ex. Meerut -I that the excise duty based upon production on high consumption of electricity cannot be the only factor for determining the liability.7. It is submitted by the learned counsel appearing for the appellant that the Finance Act 2014 has omitted Section 35C of the Central Excise Act for pre -deposit and that now the pre -deposit with effect from 01.10.2014 has been confined to 7.5% of the demand in case of an appeal and 10% of the demand in case of second appeal to make the remedy of appeal effective and to avoid the CESTAT to spend most of its time only in deciding matters of pre -deposit.8. In view of the aforesaid facts and circumstances we are of the view that these matters require hearing.9. Issue notice to the respondents returnable within six weeks. The steps will be taken within a week.10. In the meantime in case the appellant deposits 10% of the demand excluding the demand of penalty within a period of sixty days from today after adjusting the amount of Rs.5 lakh which has been deposited the recovery of the remaining amount shall remain stayed.