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Commr. of Cus. (Import), Mumbai V/S Sheetal Medicare Products P. Ltd.


Company & Directors' Information:- D. S. MEDICARE PRIVATE LIMITED [Active] CIN = U85100WB2008PTC129181

Company & Directors' Information:- SHEETAL MEDICARE PRODUCTS PRIVATE LIMITED [Active] CIN = U24230MH1997PTC105990

Company & Directors' Information:- R K IMPORT PRIVATE LIMITED [Active] CIN = U74899DL1994PTC057913

Company & Directors' Information:- K K MEDICARE PRIVATE LIMITED [Active] CIN = U85310CH1998PTC021033

Company & Directors' Information:- MEDICARE INDIA PRIVATE LIMITED [Amalgamated] CIN = U99999TG1986PTC006690

Company & Directors' Information:- K D MEDICARE PRIVATE LIMITED [Active] CIN = U85110DL2000PTC107059

Company & Directors' Information:- A & A MEDICARE PRIVATE LIMITED [Active] CIN = U85190WB2009PTC140435

Company & Directors' Information:- V G S MEDICARE INDIA PRIVATE LIMITED [Strike Off] CIN = U24231TN1988PTC015301

Company & Directors' Information:- I AND P MEDICARE LIMITED [Strike Off] CIN = U85110DL1993PLC052226

Company & Directors' Information:- S. J. MEDICARE PRIVATE LIMITED [Active] CIN = U85110GJ2011PTC065287

Company & Directors' Information:- S B MEDICARE PRIVATE LIMITED [Active] CIN = U74899DL1992PTC047778

Company & Directors' Information:- MEDICARE PRODUCTS PRIVATE LIMITED [Active] CIN = U85110KA1991PTC012476

Company & Directors' Information:- R. S. MEDICARE PRIVATE LIMITED [Active] CIN = U85110PB2008PTC032129

Company & Directors' Information:- G B MEDICARE PRIVATE LIMITED [Strike Off] CIN = U24232PB2011PTC034562

Company & Directors' Information:- S S MEDICARE PRIVATE LIMITED [Active] CIN = U85110DL2002PTC115168

Company & Directors' Information:- I M MEDICARE PRIVATE LIMITED [Strike Off] CIN = U74999DL2004PTC131201

Company & Directors' Information:- J S MEDICARE PRIVATE LIMITED [Strike Off] CIN = U85110MP2009PTC022054

Company & Directors' Information:- S. A. K. MEDICARE PRIVATE LIMITED [Active] CIN = U24230HR2019PTC081503

Company & Directors' Information:- I. C. MEDICARE PRIVATE LIMITED [Active] CIN = U24232DL2008PTC177588

Company & Directors' Information:- M M MEDICARE PRIVATE LIMITED [Active] CIN = U85110OR2005PTC008481

Company & Directors' Information:- MEDICARE PVT LTD [Strike Off] CIN = U22121AS1982PTC001957

Company & Directors' Information:- P & P MEDICARE PRIVATE LIMITED [Active] CIN = U74999MH2011PTC224186

Company & Directors' Information:- S P G MEDICARE PRIVATE LIMITED [Active] CIN = U24231DL2001PTC113231

Company & Directors' Information:- D. V. MEDICARE PRIVATE LIMITED [Active] CIN = U51909DL2017PTC327336

Company & Directors' Information:- S G MEDICARE PRIVATE LIMITED [Active] CIN = U74999DL2010PTC202423

Company & Directors' Information:- SHEETAL PRODUCTS PRIVATE LIMITED [Under Process of Striking Off] CIN = U52600DL2012PTC233849

Company & Directors' Information:- M R MEDICARE PRIVATE LIMITED [Strike Off] CIN = U85120DL2010PTC206224

Company & Directors' Information:- R. C. MEDICARE PRIVATE LIMITED [Strike Off] CIN = U24232GJ2007PTC051001

Company & Directors' Information:- M. V. IMPORT PRIVATE LIMITED [Strike Off] CIN = U51900GJ2009PTC058237

Company & Directors' Information:- IMPORT CORPORATION PVT LTD [Strike Off] CIN = U51909PB1952PTC001769

    Final Order No. A/89158/2017-WZB/CB in Appeal No. C/385/2008-Mum

    Decided On, 01 August 2017

    At, Customs Excise Service Tax Appellate Tribunal West Zonal Bench At Mumbai

    By, THE HONORABLE JUSTICE: D.N. PANDA
    By, MEMBER AND THE HONORABLE JUSTICE: C.J. MATHEW
    By, MEMBER

    For Petitioner: Ahibaran, Addl. Commissioner (AR) And For Respondents: R.V. Shetty, Advocate



Judgment Text


1. Both sides agree that the respondent came in appeal against the same impugned order which was in appeal No. C/218/2008. The present appeal C/385/2008 of Revenue is also against the same impugned order. The matter has been remitted back by final order Nos. A/346-349/1/CB, dated 13-2-2015 in Appeal No. C/218/2008. However, redemption fine imposed was dropped by the said final order. Revenue says that its grievance in the present appeal is against the low redemption fine imposed by the adjudicating authority.

2. We are helpless to come to rescue of Revenue at this stage since the matter of redemption fine has reached to finality by the above final order which is neither stayed nor overruled by any higher Court. Learned AR says that when Revenue's appeal was pending, the appeal of the party should not have been disposed of. We have no hesitation to say that both sides should have informed the Tribunal as to the pendency of Revenue's appeal when the Bench was hearing appeal of other side. But it was in dark. Therefore, there is nothing more to state on the lis. Learned AR says that in such event, the Larger Bench of the Tribunal has ordered that earlier order should be recalled and the appeal of the Revenue should be heard. However, we have neither revisionary nor review power. It has no jurisdiction to review its own

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order or to recall its order passed by the Coordinate Bench long ago. Therefore, Revenue's submission has no force for which its appeal is dismissed.
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