w w w . L a w y e r S e r v i c e s . i n


A.R. Bachawat Trading (P) Limited, Represented by Hemant Raj, Managing Director v/s The Deputy Commissioner (CT) Enforcement (Central) & Others

    Writ Petition No.236 of 2011 & M.P.No.1 of 2011
    Decided On, 12 January 2011
    At, High Court of Judicature at Madras
    By, THE HONOURABLE MR. JUSTICE M. JAICHANDREN
    For the Petitioner: C. Venkatraman, Advocate. For the Respondents: R. Mahadevan, Additional Government Pleader.


Judgment Text
(Writ Petition filed under Article 226 of the Constitution of India praying for a writ of Certiorari to call for the records on the files of the 2nd respondent in G.D.No.79/RS-IIIC/2010-11 dated 22.12.10 and 23.12.10 and quash the same as being contrary to the directions of the Court in W.P.No.28080 of 2010 dated 16.12.10 and hence invalid and illegal.)

1. At this stage of the hearing of the writ Petition, the learned Additional Government Pleader appearing on behalf of the respondents had submitted that if the petitioner had paid 50% of the tax due, the goods in question may be released, as per the orders passed by this Court, on 16.12.2010, in W.P.No.28080 of 2010.

2. The learned counsel appearing on behalf of the petitioner had submitted that the petitioner had paid a sum of Rs.23,906.25, by way of a Demand Draft, on 21.12.2010 and the second respondent had acknowledged the same, in his Notice No. G.D.No.79/RS-III/C/2010-2011, dated 23.12.2010.

In such circumstances, the second respondent is directed to release the detained goods, forthwith, if the sum of RS.23,906.25, had already been paid by

Please Login To View The Full Judgment!
the petitioner. This Writ Petition is ordered accordingly. Consequently, connected Miscellaneous Petition is closed.
O R