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Global Services v/s Commissioner of Customs (General)


Company & Directors' Information:- GLOBAL I T SERVICES PRIVATE LIMITED [Active] CIN = U72200DL2004PTC127805

Company & Directors' Information:- GLOBAL E-SERVICES PRIVATE LIMITED [Active] CIN = U17116MH1947PTC005768

Company & Directors' Information:- GENERAL SERVICES CORPORATION PRIVATE LIMITED [Active] CIN = U72900WB2000PTC091368

Company & Directors' Information:- S K GLOBAL SERVICES LIMITED [Strike Off] CIN = U74140WB2008PLC130221

Company & Directors' Information:- K & S GLOBAL SERVICES PRIVATE LIMITED [Active] CIN = U93000DL1996PTC082621

Company & Directors' Information:- I - GLOBAL SERVICES PRIVATE LIMITED [Active] CIN = U72900GJ2010PTC059452

Company & Directors' Information:- GLOBAL SERVICES (C & F ) PRIVATE LIMITED [Active] CIN = U60300MH1982PTC027712

Company & Directors' Information:- M. K. GLOBAL SERVICES PRIVATE LIMITED [Strike Off] CIN = U72300MH2014PTC259803

Company & Directors' Information:- GLOBAL INDIA SERVICES PRIVATE LIMITED [Strike Off] CIN = U74120MH2013PTC242295

Company & Directors' Information:- THE GENERAL SERVICES LIMITED [Strike Off] CIN = U74140KA1938PLC000236

    APPLICATION NO. C/MA(EH)-35 of 2009, APPEAL NO. C/1215 of 2008

    Decided On, 10 May 2010

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

    By, THE HONOURABLE MR. P.G. CHACKO
    By, MEMBER (JUDICIAL) & THE HONOURABLE MR. S.K. GAULE
    By, MEMBER (TECHNICAL)

    Shri N.A.Sayyed, Authorized Representative (JDR) for the respondent



Judgment Text

Per: P.G. Chacko:


It is submitted by the appellant that the Commissioner's order suspending their CHA licence has since been revoked. In the circumstances, the appeal has become infructuous and the same is dismissed. The applica

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tion also gets disposed of.
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