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



Daurala Sugar Works v/s Union of India


Company & Directors' Information:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

Company & Directors' Information:- UNION COMPANY LTD. [Active] CIN = U36900WB1927PLC005621

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

Company & Directors' Information:- SUGAR CORPORATION PVT LTD [Strike Off] CIN = U15424WB1954PTC000884

Company & Directors' Information:- UNION COMPANY PRIVATE LIMITED [Dissolved] CIN = U99999KA1942PTC000292

    Writ Tax No. 127 of 2014

    Decided On, 26 February 2014

    At, High Court of Judicature at Allahabad

    By, THE HONOURABLE CHIEF JUSTICE DR. DHANANJAYA YASHWANT CHANDRACHUD & THE HONOURABLE MR.JUSTICE DILIP GUPTA

    For the Petitioner: Vivek Chaudhary, Pankaj Bhatia, Rahul Mishra, Advocates. For the Respondent: Ashok Singh, ASGI.



Judgment Text

1. The petition seeks to question the legality of a notice dated 20 February, 2014 issued by the third respondent, namely, the Superintendent (Central Preventive), Customs, Central Excise & Service Tax, Meerut-1.

2. The notice which has been issued, as we read it, is merely advisory by which the petitioner has been advised that a service tax is payable since the service which is rendered is taxable service under Section 65 of the Finance Act, 1994. The petitioner has been advised to pay service tax in order to avoid any penal action.

3. Learned counsel appearing for the Revenue also states that the notice is merely advisory and, if the authority wishes to take any action, it can do so in accordance with law by issuing a show cause notice to the petitioner. We need not make any observation on that aspect as a notice is to be issued before determining the issue in accordance with la

Please Login To View The Full Judgment!

w. 4. The petition is, accordingly, disposed of. There shall be no order as to costs.
O R