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M/s. Big Apple Computer v/s Commissioner of Customs(Import), Mumbai

    Application No. C/COD/2856/09 - Mum In Appeal No. C/1273/09 - Mum (Arising out of Order-in-Appeal No. 159/2009/MCH/JC/Gr.VA/09-10 dated 19.07.09 passed by the Commissioner of Customs (Appeals), Mumbai I)

    Decided On, 13 September 2010

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

    By, THE HONOURABLE MR. ASHOK JINDAL
    By, MEMBER (JUDICIAL)

    None for Appellants. Shri N.A. Sayyad, JDR for Respondents.



Judgment Text

Per : Ashok Jindal


This matter was listed for hearing today when none appeared for the applicant despite notice. It is also noticed from the records that this matter was listed before this Tribunal on 05.07.10, 19.07.10, 06.08.10 and on today. All the times no one represented the appellant nor any request for adjournment was received except for 05.07.10, the date of Bharat Bandh. It is, therefore, appears that the appellant is not interested in pursuing the matter and accordingly, I dismiss the appeal for non-prosecution. Application

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for Condonation of Delay is also disposed of in the above term.
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