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CCE, Madurai v/s M/s. Sri Venkatesa Paper and Boards Ltd.

    E/818 of 2003

    Decided On, 08 January 2010

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

    By, THE HONOURABLE DR. CHITTARANJAN SATAPATHY
    By, TECHNICAL MEMBER

    Shri T.H. Rao, SDR, for the appellant. None for the respondent.



Judgment Text

Heard the Ld. SDR, Shri T.H. Rao. No one is present on behalf of the respondents despite notice and despite adjournments granted earlier. As such, the grounds of appeal advanced by the department remain uncontraverted. Hence, the impugned order is set aside and the matter is remanded to the lower appellate authority for fresh decision after taking into account the grounds of appeal advanced by the department and after giving adequate opportunity for hearing to the resp

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ondents. The appeal is thus allowed by way of remand.
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