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



Mahalaxmi Steel Industries v/s C.C.E. Raipur


Company & Directors' Information:- S A L STEEL LIMITED [Active] CIN = L29199GJ2003PLC043148

Company & Directors' Information:- M M S STEEL PRIVATE LIMITED [Active] CIN = U27109TZ1996PTC006849

Company & Directors' Information:- G. O. STEEL PRIVATE LIMITED [Active] CIN = U27100PB2007PTC031033

Company & Directors' Information:- C P S STEEL INDIA PRIVATE LIMITED [Active] CIN = U27104TZ2003PTC010552

Company & Directors' Information:- J M G STEEL PRIVATE LIMITED [Strike Off] CIN = U27105BR1992PTC004985

Company & Directors' Information:- A K C STEEL INDUSTRIES LTD [Active] CIN = L27109WB1957PLC023360

Company & Directors' Information:- H L STEEL PVT LTD [Active] CIN = U27107AS1992PTC003726

Company & Directors' Information:- K V M STEEL PRIVATE LIMITED [Active] CIN = U29141DL1988PTC031248

Company & Directors' Information:- K STEEL PRIVATE LIMITED [Strike Off] CIN = U27104JH1973PTC000998

Company & Directors' Information:- R. J. STEEL PRIVATE LIMITED [Active] CIN = U28112MH2009PTC193047

Company & Directors' Information:- MAHALAXMI INDIA PRIVATE LIMITED [Active] CIN = U51909AS2000PTC006033

Company & Directors' Information:- M M STEEL PRIVATE LIMITED [Active] CIN = U27107MH2001PTC131270

Company & Directors' Information:- S K P STEEL INDUSTRIES PRIVATE LIMITED [Active] CIN = U27310WB1997PTC085261

Company & Directors' Information:- B L STEEL PVT LTD [Active] CIN = U51909WB1981PTC034021

Company & Directors' Information:- R K G STEEL PRIVATE LIMITED [Active] CIN = U27109DL2004PTC128852

Company & Directors' Information:- V B STEEL PRIVATE LIMITED [Active] CIN = U28112MH2010PTC211691

Company & Directors' Information:- I B STEEL COMPANY PRIVATE LIMITED [Strike Off] CIN = U28910MH2010PTC211344

Company & Directors' Information:- A M R STEEL INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U27100MH2010PTC203176

Company & Directors' Information:- MAHALAXMI INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U99999DL1997PTC091396

Company & Directors' Information:- Y D STEEL PRIVATE LIMITED [Strike Off] CIN = U27109WB1997PTC086155

Company & Directors' Information:- J S C STEEL PRIVATE LIMITED [Active] CIN = U27106UP2013PTC061568

Company & Directors' Information:- S. M. STEEL PRIVATE LIMITED [Active] CIN = U51101MH2013PTC239811

Company & Directors' Information:- R K P STEEL LTD [Active] CIN = L27109WB1980PLC033206

Company & Directors' Information:- C P STEEL PRIVATE LIMITED [Active] CIN = U27100WB2008PTC127447

Company & Directors' Information:- A. K. J. STEEL PRIVATE LIMITED [Active] CIN = U28112WB2010PTC144880

Company & Directors' Information:- C D STEEL PVT LTD [Under Liquidation] CIN = U27109WB1981PTC034340

Company & Directors' Information:- T M S STEEL PRIVATE LIMITED [Strike Off] CIN = U02710TZ1996PTC007498

Company & Directors' Information:- A R STEEL INDUSTRIES PRIVATE LIMITED [Active] CIN = U27104TN1995PTC030382

Company & Directors' Information:- P M R STEEL PRIVATE LIMITED [Active] CIN = U51102DL2003PTC122675

Company & Directors' Information:- C T STEEL PVT LTD [Active] CIN = U27109WB2005PTC106634

Company & Directors' Information:- B P STEEL INDUSTRIES PRIVATE LIMITED [Active] CIN = U28900MH1959PTC011426

Company & Directors' Information:- P G STEEL PVT LTD [Strike Off] CIN = U24111AS1998PTC005409

Company & Directors' Information:- A AND S STEEL PRIVATE LIMITED [Active] CIN = U63090DL1987PTC027835

Company & Directors' Information:- K S STEEL INDUSTRIES PRIVATE LIMITED [Active] CIN = U27320OR1993PTC003340

Company & Directors' Information:- A S STEEL INDUSTRIES PVT LTD [Strike Off] CIN = U27209WB1983PTC035796

Company & Directors' Information:- J S STEEL PRIVATE LIMITED [Active] CIN = U52190CT1978PTC001432

Company & Directors' Information:- U M STEEL PRIVATE LIMITED [Strike Off] CIN = U27209TN1986PTC013670

Company & Directors' Information:- E & G STEEL INDIA PRIVATE LIMITED [Strike Off] CIN = U28113PN2009PTC134643

Company & Directors' Information:- L N STEEL PRIVATE LIMITED [Active] CIN = U27310WB2007PTC118206

Company & Directors' Information:- K. D. W. STEEL PRIVATE LIMITED [Active] CIN = U28910UP2011PTC043976

Company & Directors' Information:- J B STEEL INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74999MH1954PTC009352

Company & Directors' Information:- R. N. STEEL PRIVATE LIMITED [Active] CIN = U27100WB2007PTC116588

Company & Directors' Information:- P M STEEL PRIVATE LIMITED [Active] CIN = U27105MP1982PTC001915

Company & Directors' Information:- M R STEEL (INDIA) PRIVATE LIMITED [Active] CIN = U27100TG2013PTC088808

Company & Directors' Information:- B N STEEL INDUSTRIES PVT LTD [Active] CIN = U27109WB1959PTC024368

Company & Directors' Information:- C K STEEL PVT LTD [Active] CIN = U29150WB1975PTC030259

Company & Directors' Information:- A M Q STEEL PRIVATE LIMITED [Strike Off] CIN = U27310UP2012PTC053823

Company & Directors' Information:- K STEEL & COMPANY PVT LTD [Strike Off] CIN = U51909WB1991PTC053960

Company & Directors' Information:- N S STEEL PVT LTD [Strike Off] CIN = U27106PB1980PTC004266

Company & Directors' Information:- R M STEEL INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1981PTC011723

Company & Directors' Information:- MAHALAXMI PRIVATE LIMITED [Strike Off] CIN = U71101UP1946PTC001531

Company & Directors' Information:- THE RAIPUR INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U45201CT1958PTC000845

Company & Directors' Information:- R C STEEL PVT LTD [Strike Off] CIN = U28112AS1980PTC001811

Company & Directors' Information:- MAHALAXMI COMPANY PRIVATE LIMITED [Active] CIN = U99999MH1945PTC004455

Company & Directors' Information:- INDIA STEEL INDUSTRIES PVT LTD [Strike Off] CIN = U28111WB1959PTC024156

Company & Directors' Information:- P D STEEL PRIVATE LIMITED [Strike Off] CIN = U74899DL1989PTC038426

Company & Directors' Information:- A K STEEL PVT LTD [Strike Off] CIN = U99999DL1961PTC003566

Company & Directors' Information:- H S P STEEL PRIVATE LIMITED [Strike Off] CIN = U27100MH2013PTC242983

Company & Directors' Information:- R B R STEEL PRIVATE LIMITED [Active] CIN = U51103PB2013PTC037791

Company & Directors' Information:- D H STEEL PRIVATE LIMITED [Strike Off] CIN = U27109RJ2012PTC039742

Company & Directors' Information:- R A STEEL PRIVATE LIMITED [Active] CIN = U51909MH2014PTC253625

Company & Directors' Information:- N. V. STEEL PRIVATE LIMITED [Strike Off] CIN = U27310DL2009PTC186541

Company & Directors' Information:- K. D. STEEL PRIVATE LIMITED [Strike Off] CIN = U28939DL2012PTC244467

Company & Directors' Information:- STEEL INDIA PRIVATE LIMITED [Strike Off] CIN = U00349KA1958PTC001309

Company & Directors' Information:- STEEL CO PVT LTD [Strike Off] CIN = U51109WB1947PTC015981

    Appeal No. E/2736 of 2010-(SM) in-Appeal No. 189-190/RPR-I of 2010 & Final Order No. 53009 of 2018

    Decided On, 18 September 2018

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

    By, THE HONOURABLE MRS. ARCHANA WADHWA
    By, JUDICIAL MEMBER

    For the Appellant: Prem Ranjan, Advocate. For the Respondent: K. Poddar, AR.



Judgment Text

1. The appellant is engaged in the manufacture of MS ingots and CTD bars + billets.

2. On the basis of the specific information, the Revenue undertook investigations to find out the clandestine activities of assessee and accordingly approached there transporters as also traders. On the basis of investigations, it was found that the three parallel invoices, which were recovered from the trader’s premises, were not reflected in the appellant’s records. As such a view was entertained that the appellant has not paid duty of excise in respect of said three parallel invoices.

3. Consequently the appellant’s factory was visited by the officers and search was undertaken. The stock taking conducted by the visiting officer revealed shortages in respect of raw-materials as also finished goods. The statements of their authorized representatives as also proprietor were recorded admitting removal of the final products in respect of the three parallel invoices as also relatable to shortage of raw-material in respect of 15.16 MT of CTD bar, a final product, to the extent of Rs. 12,77,429/-.

4. On the basis of the above, proceedings were initiated against them proposing confirmation of demand of duty to the tune of Rs. 16,55,92/- as also for imposition of penalty. The said show Cause Notice culminated into an order passed by the Original Adjudicating Authority, confirming the demand along with the interest and imposition of penalty of identical amount.

5. The said order was challenged by the appellant before the Commissioner (Appeals), who observed as under;

'In the present case, the Appellant No. 1 does not dispute the quantification of duty in respect of 15.16 MT CTD Bar plus 3 nos of parallel invoices on which they have already paid Central Excise Duty of Rs. 12,77,429/- plus Ed, Cess of Rs. 25,549/-. Their challenge is limited to the excess duty confirmed in the Order impugned. It would therefore be necessary to re-quantify the duty demand by indentifying the documents on the basis of which the shortage of 184.720 MT of CTD Bar have been worked out and alleged in the show Cause Notice instead of 15.16 MT shortage of CTD Bar in the Panchnama dated 06.02.2006.'

I thus affirm the Central Excise duty demanded amounting to Rs. 12,77,429/- plus Ed. Cess Rs. 25,549/- on the appellant.

6. As seen from above, the Commissioner (Appeals) confirmed the demand to the extent of Rs.12,77,429/- and Education Cess to the extent of Rs. 25,549/- and remanded the matter for the balance amount. The said order of Commissioner (Appeals) was challenged by the Revenue before Tribunal on the short ground that the Commissioner (Appeals) has no power to remand the matter. Tribunal, in turn remanded the matter to Commissioner (Appeals) for re-deciding the issue on the merits of the case, instead of remanding the matter to the original Adjudicating Authority.

7. The present impugned order stand passed by the Commissioner(Appeals) in remand proceedings vide which he upheld the confirmation to the extent of Rs. 12,77,429/- plus Education Cess 25,549/- along with the imposition of penalties of identical amount and set aside the balance confirmation. He also set aside the penalty imposed under Rule 25 of the Central Excise Rules.

8. The said order is challenged before Tribunal.

9. After hearing both the sides I find that the appellant accepted their liability in respect of 15.16 MT CTD bar plus three numbers of parallel invoices. As recorded by Commissioner (Appeals) in his first order-in-appeal, the contest was only to the balance amount of duty. It is also seen that in the first order the appellate authority had confirmed the demand and had remanded the matter to original Adjudicating Authority only for dealing with the balance amount. The said order of Commissioner (Appeals) being Order-in-Appeal No. 74/RPR-1/2008 dated 14/07/2008 was never put to challenge by the appellant thus leading to the inevitable fact that appellant accepted the said order, which had attained finality.

When the matter was subsequently remanded to Commissioner(Appeals) by the Tribunal, while disposing of Revenue’s Appeals the Commissioner( Appeals) passed the present impugned order and has set aside the rest of the demand along with the setting aside the penalty to that extent and confirmed the demand only to the extent to which it had attained finality vide the first order of Commissioner( Appeals). As such I am of view that the appellant can have no grievance against the present impugned order in as much as the disputed balance amount of duty already stands set aside by the Commissioner (Appeals) and the confirmation is only to the extent to which the demand was confirmed vide the earlier order of Commissioner(Appeals

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), which was not challenged and which had attained finality. I find no merits in the contention of ld. Adv. that by remanding matter to Commissioner (Appeals) on the Revenues appeal, the entire proceedings before Commissioner (Appeals) get reopened, in as much as the appellant never challenged the earlier order of Commissioner (Appeals) and the Revenue’s appeals was only on the short ground of the powers of Commissioner( Appeals) to remand. 10. In view of the above I uphold the impugned order and reject the appeal.
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