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W.S.Industries (India) Ltd. v/s CCE Chennai

    Appeal No. E/1001 of 2001

    Decided On, 31 March 2009

    At, Customs Excise Service Tax Appellate Tribunal South Zonal Bench At Chennai

    By, HONBLE MS.JYOTI BALASUNDARAM
    By, VICE-PRESIDENT & HONBLE MR. P.KARTHIKEYAN
    By, MEMBER (TECHNICAL)

    For the Appellant: P.C.Anand, Consultant. For the Respondent V.V.Hariharan, JCDR



Judgment Text

Jyoti Balasundaram


The issue in dispute in the p

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esent appeal namely as to whether excess freight is required to be included in the assessable value of goods manufactured by the appellants is no longer res in tegra as it stands settled in favour of the assessees by Tribunals order in their own case as reported in 2007 (213) ELT 413 (Tri.-Chennai) and TCP Limited Vs CCE Madurai, 2008 (230) ELT 181 (Tri.-Chennai). Following the ratio of the above decision covering the entire period in dispute in the present case, we set aside the impugned order and allow the appeal with consequential relief due to the appellants in accordance with law.
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