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


M/s Shri Ram Garments & Another & Accessories v/s CCE, Meerut

    Excise Appeal Nos. 318 & 320 of 2009, Excise Appeal Nos. 319 of 2009 & 321 of 2009
    Decided On, 04 January 2010
    At, Customs Excise Service Tax Appellate Tribunal Principal Bench New Delhi
    By, THE HONOURABLE MR. JUSTICE R.M.S. KHANDEPARKAR
    By, PRESIDENT & THE HONOURABLE MR. M. VEERAIYAN
    By, MEMBER (TECHNICAL)
    Sh.Ravi Raghvan, Adv. Sh. R.K. Verma, DR


Judgment Text
There does not seem to be proper compliance of the order in relation to the stay matter. However, at the request of the learned advocate for the appellants, time to file the compliance report is extended as last oppo

Please Login To View The Full Judgment!
rtunity till 01.02.2010.
O R