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Commissioner of C. Ex. & S.T., Bhopal V/S Sunil Shrivastava


Company & Directors' Information:- SUNIL & CO PVT LTD [Active] CIN = U32109WB1984PTC037810

    Final Order Nos. ST/A/50507-50509/2018-CU(DB) in Appeal Nos. ST/50829-50831/2014

    Decided On, 01 February 2018

    At, Customs Excise Service Tax Appellate Tribunal Principal Bench New Delhi

    By, THE HONORABLE JUSTICE: DR. SATISH CHANDRA (PRESIDENT) & THE HONORABLE JUSTICE: V. PADMANABHAN
    By, MEMBER

    For Petitioner: P. Juneja, AR And For Respondents: Inderjeet Yadav, Advocate



Judgment Text


1. All the three appeals have been filed by the department against the order-in-appeal No. BPL-EXCUS-000-APP-112-13-14, dated 18-10-2013 passed by the Commissioner (Appeals), Central Excise, Bhopal. Brief facts of the case are that the respondent-assessee is engaged in providing the services to the government assets, WBM work, construction of pavement and Foot path, construction of roads, widening of roads, drainage of water etc. for Cantonment Board, Jabalpur. The Department is of the view that the respondent-assessee services comes under the category of "Management, Maintenance or Repair of roads". So, the service tax is applicable. But the Commissioner (Appeals) observed that the Cantonment Board is a statutory local body and is not a commercial organisation. It comes under the Ministry of Defence. Being aggrieved, the present appeals have been filed by the Department.

2. With this background, we heard Sh. P. Junena, Ld. AR for the Revenue and Sh. Inderjeet Yadav, Ld. Advocate for the respondent-assessee.

3. After hearing both sides and on perusal of record, we are in agreement with the finding of the Commissioner (Appeals) that the Cantonment Board is a local body and is not a commercial organisation under the Ministry of Defence. Hence, the services provided by the respondent-assessee are not subject to Service tax. Therefore, we find no reason to interfere w

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ith the impugned order which is hereby upheld along with the reasons mentioned therein. In the result, all the appeals filed by the department are dismissed.
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