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



CCE, Trichy v/s M/s. Trichy Detergents Products Ltd.

    Appeal No. E/142 of 2004

    Decided On, 24 March 2010

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

    By, THE HONOURABLE DR. CHITTARANJAN SATAPATHY
    By, TECHNICAL MEMBER & THE HONOURABLE MR. D.N. PANDA
    By, JUDICIAL MEMBER

    Shri C. Dhanasekaran, SDR for the Appellant



Judgment Text

Per Dr. Chittaranjan Satapathy


The respondents are not present despite notice. There is also no adjournment request. Heard the learned SDR Shri C. Dhanasekaran. He fairly states that in view of the Honble Supreme Courts decision in the case of Commissioner Vs. Naga Ltd.  2007 (200) ELT 452 (SC), the Departments appeal has n

Please Login To View The Full Judgment!

o merit. As such, we reject the appeal.
O R