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



M/s. Sri Amman Chemicals, Karur Rep. by its Partner P. Kumaresan v/s The Additional Secretary & Appellate Authority Ministry of Commerce & Industry Department of Industrial Policy & Promotion Udyog Bhawan, New Delhi & Others


Company & Directors' Information:- A L A CHEMICALS PRIVATE LIMITED [Active] CIN = U24110MH1966PTC013577

Company & Directors' Information:- V K UDYOG LTD [Active] CIN = U51909WB1995PLC075722

Company & Directors' Information:- B & M CHEMICALS PVT LTD [Dissolved] CIN = U24119WB1973PTC028695

Company & Directors' Information:- B & M CHEMICALS LTD. [Active] CIN = U24119WB1987PLC043529

Company & Directors' Information:- S M S UDYOG LIMITED [Amalgamated] CIN = U99999DL1982PLC013302

Company & Directors' Information:- P G INDUSTRY LIMITED [Active] CIN = L74899DL1993PLC056421

Company & Directors' Information:- INDIA E-COMMERCE LIMITED [Active] CIN = L99999MH1968PLC014091

Company & Directors' Information:- V. K. INDUSTRIAL CORPORATION LIMITED [Active] CIN = U27100MH2004PLC149538

Company & Directors' Information:- T. R. CHEMICALS LIMITED [Active] CIN = U24132OR1993PLC003326

Company & Directors' Information:- R K INDUSTRIAL CORPORATION LIMITED [Strike Off] CIN = U29300PB1996PLC017836

Company & Directors' Information:- V T INDUSTRIAL CORPORATION LIMITED [Active] CIN = U74990TN2010PLC078041

Company & Directors' Information:- A P UDYOG LTD [Active] CIN = L01132WB1984PLC037221

Company & Directors' Information:- S R C CHEMICALS PRIVATE LIMITED [Active] CIN = U14107PN2002PTC017227

Company & Directors' Information:- H M A UDYOG PRIVATE LIMITED [Active] CIN = U36999DL1981PTC011548

Company & Directors' Information:- F S CHEMICALS PRIVATE LIMITED [Active] CIN = U24100MH1999PTC119992

Company & Directors' Information:- H R UDYOG PRIVATE LIMITED [Active] CIN = U01132WB2005PTC101729

Company & Directors' Information:- V N S CHEMICALS PRIVATE LIMITED [Active] CIN = U02429TZ1995PTC005910

Company & Directors' Information:- S H COMMERCE PRIVATE LIMITED [Active] CIN = U51109WB2008PTC121420

Company & Directors' Information:- A. M. COMMERCE PRIVATE LIMITED [Active] CIN = U51909WB2011PTC168744

Company & Directors' Information:- J D M UDYOG PRIVATE LIMITED [Active] CIN = U51109WB1997PTC085842

Company & Directors' Information:- D K CHEMICALS PRIVATE LIMITED [Active] CIN = U24239DL1986PTC025239

Company & Directors' Information:- A B CHEMICALS INDIA PRIVATE LIMITED [Active] CIN = U24100PB2012PTC036656

Company & Directors' Information:- J A UDYOG PRIVATE LIMITED [Active] CIN = U15122BR2013PTC021705

Company & Directors' Information:- B M D CHEMICALS PRIVATE LIMITED [Active] CIN = U51109MH1938PTC002788

Company & Directors' Information:- N F C CHEMICALS LIMITED [Active] CIN = U24110DL1993PLC053628

Company & Directors' Information:- P U CHEMICALS PRIVATE LIMITED [Active] CIN = U24297KL2013PTC035105

Company & Directors' Information:- K. D. CHEMICALS PRIVATE LIMITED [Active] CIN = U24231GJ2020PTC113663

Company & Directors' Information:- B P INDUSTRIAL CORPN. PVT LTD [Active] CIN = U15312UP1973PTC087037

Company & Directors' Information:- P K UDYOG PRIVATE LIMITED [Active] CIN = U74899DL1994PTC058102

Company & Directors' Information:- G. S. UDYOG PRIVATE LIMITED [Active] CIN = U51909AS2009PTC008948

Company & Directors' Information:- M R UDYOG PRIVATE LIMITED [Amalgamated] CIN = U74900WB2011PTC157973

Company & Directors' Information:- C. J. CHEMICALS PRIVATE LIMITED [Active] CIN = U24110TG1996PTC025206

Company & Directors' Information:- J B R CHEMICALS PRIVATE LIMITED [Active] CIN = U28121UP1994PTC016418

Company & Directors' Information:- R D CHEMICALS PRIVATE LIMITED [Active] CIN = U74899DL1984PTC018351

Company & Directors' Information:- T K CHEMICALS LTD [Strike Off] CIN = U24299KL1972PLC002439

Company & Directors' Information:- M. M. CHEMICALS PRIVATE LIMITED [Active] CIN = U24110GJ2006PTC049319

Company & Directors' Information:- M G UDYOG PRIVATE LIMITED [Active] CIN = U74899DL1994PTC056983

Company & Directors' Information:- P A R CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24221PB1988PTC008628

Company & Directors' Information:- B AND A CHEMICALS LTD. [Strike Off] CIN = U24110MH1993PLC073067

Company & Directors' Information:- B E C CHEMICALS PRIVATE LIMITED [Active] CIN = U28932MH1958PTC011230

Company & Directors' Information:- B D J CHEMICALS PVT LTD [Active] CIN = U24299WB1981PTC033306

Company & Directors' Information:- G S E-COMMERCE PRIVATE LIMITED [Active] CIN = U52100KA2013PTC067567

Company & Directors' Information:- S N G CHEMICALS PRIVATE LIMITED [Active] CIN = U24119PB1996PTC017825

Company & Directors' Information:- J C I CHEMICALS INDIA PRIVATE LIMITED [Active] CIN = U24229WB2000PTC092067

Company & Directors' Information:- M M UDYOG LTD [Active] CIN = U17111WB1984PLC038345

Company & Directors' Information:- V K COMMERCE PVT LTD [Amalgamated] CIN = U51109WB1984PTC037122

Company & Directors' Information:- A K CHEMICALS PRIVATE LIMITED [Active] CIN = U24111UP1988PTC009851

Company & Directors' Information:- B M G CHEMICALS PRIVATE LIMITED [Active] CIN = U24110MH1997PTC110888

Company & Directors' Information:- B L CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24110KA1991PTC011703

Company & Directors' Information:- P. R. COMMERCE PRIVATE LIMITED [Active] CIN = U51909WB2008PTC122333

Company & Directors' Information:- THE NEW INDIA INDUSTRIAL CORPORATION LIMITED [Active] CIN = U72100DL1950PLC001757

Company & Directors' Information:- D S V CHEMICALS PRIVATE LIMITED [Active] CIN = U24220MH1980PTC023091

Company & Directors' Information:- G. D. A. CHEMICALS LIMITED [Under Liquidation] CIN = U24100WB1947PLC016175

Company & Directors' Information:- M & P E. COMMERCE PRIVATE LIMITED [Active] CIN = U74300DL1999PTC099198

Company & Directors' Information:- V S CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24110TN2009PTC072018

Company & Directors' Information:- R. S. UDYOG PRIVATE LIMITED [Active] CIN = U74994OR2019PTC032093

Company & Directors' Information:- A V A INDUSTRIAL CORPN PRIVATE LIMITED [Strike Off] CIN = U29191TZ1956PTC000261

Company & Directors' Information:- C I C CHEMICALS PVT LTD [Strike Off] CIN = U24243WB1969PTC027598

Company & Directors' Information:- A P CHEMICALS PRIVATE LIMITED [Active] CIN = U24232UP2004PTC028230

Company & Directors' Information:- R S COMMERCE PVT LTD [Converted to LLP] CIN = U51909WB1995PTC074372

Company & Directors' Information:- S P CHEMICALS PRIVATE LIMITED [Active] CIN = U02411KA1980PTC004008

Company & Directors' Information:- K A J CHEMICALS PRIVATE LIMITED [Active] CIN = U24291MH2003PTC139286

Company & Directors' Information:- S G R CHEMICALS PRIVATE LIMITED [Active] CIN = U24119TG1984PTC004492

Company & Directors' Information:- K AND T CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24121PB1997PTC019820

Company & Directors' Information:- A B J CHEMICALS PVT LTD [Active] CIN = U24119WB1988PTC045028

Company & Directors' Information:- P S COMMERCE PRIVATE LIMITED [Active] CIN = U51909WB1997PTC084487

Company & Directors' Information:- INDIA UDYOG PVT LTD [Active] CIN = U51109WB1959PTC034780

Company & Directors' Information:- R K P UDYOG LTD [Active] CIN = U70101WB1980PLC033207

Company & Directors' Information:- B R D P CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24100BR1986PTC002376

Company & Directors' Information:- V P UDYOG LTD [Active] CIN = U51109WB1985PLC038397

Company & Directors' Information:- A E. CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U00309KA1982PTC005015

Company & Directors' Information:- J. P. CHEMICALS PRIVATE LIMITED [Under Process of Striking Off] CIN = U24117AS1997PTC004955

Company & Directors' Information:- T S R I COMMERCE PRIVATE LIMITED [Strike Off] CIN = U65910TG1999PTC032173

Company & Directors' Information:- AND E-COMMERCE PRIVATE LIMITED [Active] CIN = U74120AP2015PTC096206

Company & Directors' Information:- C K C CHEMICALS PRIVATE LIMITED [Active] CIN = U24294TN1981PTC008868

Company & Directors' Information:- J H CHEMICALS PVT LTD [Strike Off] CIN = U24229HR1995PTC032600

Company & Directors' Information:- G. K. UDYOG PRIVATE LIMITED [Active] CIN = U31300WB1967PTC026996

Company & Directors' Information:- H B R CHEMICALS PRIVATE LIMITED [Active] CIN = U24229DL1979PTC009433

Company & Directors' Information:- R. CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24117DL1991PTC046105

Company & Directors' Information:- S L B CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U74899DL1991PTC044694

Company & Directors' Information:- S AND L CHEMICALS PVT LTD [Strike Off] CIN = U24119TG1984PTC004939

Company & Directors' Information:- P C I CHEMICALS PVT LTD [Active] CIN = U29193WB1991PTC051672

Company & Directors' Information:- V K CHEMICALS PVT LTD [Strike Off] CIN = U24230AP1985PTC005225

Company & Directors' Information:- M R CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24100MH1980PTC022083

Company & Directors' Information:- THE INDUSTRIAL CORPORATION PRIVATE LIMITED [Active] CIN = U15420MH1921PTC000947

Company & Directors' Information:- K U CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24112UP1986PTC008179

Company & Directors' Information:- I F CHEMICALS P LTD. [Strike Off] CIN = U00300BR1990PTC004243

Company & Directors' Information:- H A V CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24114UP1989PTC010508

Company & Directors' Information:- A S CHEMICALS PRIVATE LIMITED [Amalgamated] CIN = U24222DL1999PTC098650

Company & Directors' Information:- P S S CHEMICALS PRIVATE LIMITED [Active] CIN = U85110KA1984PTC006201

Company & Directors' Information:- W & F CHEMICALS LIMITED [Active] CIN = U24110WB2008PLC123212

Company & Directors' Information:- D M CHEMICALS (INDIA) PVT LTD [Active] CIN = U24299WB1990PTC048930

Company & Directors' Information:- P A T CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U74899DL1986PTC025442

Company & Directors' Information:- SRI B L C PVT LTD [Active] CIN = U92111WB1981PTC033844

Company & Directors' Information:- H J CHEMICALS PRIVATE LIMITED [Active] CIN = U16008UP2006PTC031404

Company & Directors' Information:- D B S COMMERCE PRIVATE LIMITED [Active] CIN = U52190MH2009PTC190773

Company & Directors' Information:- J R CHEMICALS PRIVATE LIMITED [Active] CIN = U74899DL1986PTC022251

Company & Directors' Information:- A S UDYOG PRIVATE LIMITED [Active] CIN = U29253HR2016PTC058096

Company & Directors' Information:- A P COMMERCE LIMITED [Strike Off] CIN = U51909WB1981PLC033798

Company & Directors' Information:- R D B P CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24111UP1983PTC005970

Company & Directors' Information:- R L CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U00309KA1985PTC006732

Company & Directors' Information:- G S P CHEMICALS PVT. LTD. [Strike Off] CIN = U24231UP1986PTC008017

Company & Directors' Information:- S J CHEMICALS PVT LTD [Active] CIN = U51397WB1987PTC042733

Company & Directors' Information:- E L CHEMICALS PRIVATE LIMITED [Active] CIN = U24111TN1979PTC007789

Company & Directors' Information:- B B CHEMICALS PRIVATE LIMITED [Active] CIN = U45201OR1988PTC002040

Company & Directors' Information:- B F S CHEMICALS PRIVATE LIMITED [Active] CIN = U99999MH1980PTC023175

Company & Directors' Information:- A I C CHEMICALS PRIVATE LIMITED [Active] CIN = U24110MH1977PTC019619

Company & Directors' Information:- N M CHEMICALS PVT LTD [Strike Off] CIN = U01401UP1988PTC009777

Company & Directors' Information:- B. B. CHEMICALS PRIVATE LIMITED [Active] CIN = U24119HP1993PTC013212

Company & Directors' Information:- D D INDUSTRIAL PRIVATE LIMITED [Active] CIN = U34102DL2006PTC156978

Company & Directors' Information:- B L CHEMICALS PVT LTD [Under Process of Striking Off] CIN = U24231GJ1988PTC011637

Company & Directors' Information:- L & J CHEMICALS PRIVATE LIMITED [Active] CIN = U51496KL2008PTC023499

Company & Directors' Information:- NEW I CHEMICALS PVT LTD [Strike Off] CIN = U24100WB1972PTC028419

Company & Directors' Information:- S C CHEMICALS PVT LTD [Strike Off] CIN = U24222WB1984PTC037530

Company & Directors' Information:- D S CHEMICALS PVT LTD [Strike Off] CIN = U24231WB1979PTC031895

Company & Directors' Information:- G L CHEMICALS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC044577

Company & Directors' Information:- A B D CHEMICALS PVT LTD [Strike Off] CIN = U24119GJ1985PTC008272

Company & Directors' Information:- S N D CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24100MH2009PTC196498

Company & Directors' Information:- B C CHEMICALS PRIVATE LIMITED [Active] CIN = U24110MH2000PTC125172

Company & Directors' Information:- S S CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24231OR1996PTC004398

Company & Directors' Information:- SRI AMMAN CHEMICALS PRIVATE LIMITED [Under Process of Striking Off] CIN = U24294TN1996PTC034778

Company & Directors' Information:- A D P CHEMICALS PVT LTD [Strike Off] CIN = U24234WB1988PTC044346

Company & Directors' Information:- K P INDIA COMMERCE PRIVATE LIMITED [Strike Off] CIN = U51909AS2001PTC006701

Company & Directors' Information:- A M CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24231PB1995PTC017265

Company & Directors' Information:- A G M CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24100MH1979PTC021387

Company & Directors' Information:- T T CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24294TN1959PTC003831

Company & Directors' Information:- K R S CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24294TN1987PTC014546

Company & Directors' Information:- B U M CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U74120AP2012PTC081454

Company & Directors' Information:- A B S CHEMICALS PVT LTD [Strike Off] CIN = U24121WB1974PTC029383

Company & Directors' Information:- S P CHEMICALS PVT LTD [Strike Off] CIN = U24112WB1991PTC051021

Company & Directors' Information:- B G CHEMICALS PRIVATE LIMITED [Active] CIN = U24119UP1993PTC015489

Company & Directors' Information:- H F CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24233UP2013PTC059181

Company & Directors' Information:- D & D CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24231TN1987PTC014978

Company & Directors' Information:- X L CHEMICALS PVT LTD [Strike Off] CIN = U45202PB1993PTC013839

Company & Directors' Information:- G K V CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24100MH2005PTC154065

Company & Directors' Information:- M V K CHEMICALS PRIVATE LIMITED [Active] CIN = U24100MH2008PTC181237

Company & Directors' Information:- G R CHEMICALS INDUSTRY PRIVATE LIMITED [Active] CIN = U24110MH1977PTC019927

Company & Directors' Information:- U R CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24100TG2010PTC068093

Company & Directors' Information:- A K INDUSTRIAL CORPORATION (INDIA) PRIVATE LIMITED [Active] CIN = U29130PN2014PTC151053

Company & Directors' Information:- Y S E-COMMERCE PRIVATE LIMITED [Active] CIN = U72200MH2000PTC126344

Company & Directors' Information:- G R CHEMICALS INDUSTRY PRIVATE LIMITED [Active] CIN = U74110MH1977PTC019927

Company & Directors' Information:- N B CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24232TG2015PTC097406

Company & Directors' Information:- U AND M CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24239TG2003PTC041643

Company & Directors' Information:- A.N.D CHEMICALS PRIVATE LIMITED [Active] CIN = U24100UP2014PTC064372

Company & Directors' Information:- B AND D E-COMMERCE PRIVATE LIMITED [Strike Off] CIN = U74999HP2015PTC000945

Company & Directors' Information:- I P E-COMMERCE PRIVATE LIMITED [Active] CIN = U52399CH2012PTC033585

Company & Directors' Information:- S B J UDYOG PRIVATE LIMITED [Active] CIN = U28998HR2015PTC057664

Company & Directors' Information:- R G CHEMICALS PVT. LTD. [Under Process of Striking off] CIN = U24114MP1986PTC003439

Company & Directors' Information:- K K CHEMICALS PVT LTD [Strike Off] CIN = U40107MP1982PTC002004

Company & Directors' Information:- I T T S CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24211KA1981PTC004103

Company & Directors' Information:- G B CHEMICALS PVT LTD [Strike Off] CIN = U24100MH1980PTC022921

Company & Directors' Information:- I U S CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24110MH1999PTC118526

Company & Directors' Information:- R R D CHEMICALS PRIVATE LIMITED [Strike Off] CIN = U24233DL2007PTC170149

Company & Directors' Information:- DELHI UDYOG CORPN PVT LTD [Strike Off] CIN = U63090DL1959PTC003025

Company & Directors' Information:- THE INDUSTRIAL CORPORATION LIMITED [Strike Off] CIN = U00804KA1948PLC000529

Company & Directors' Information:- K C CHEMICALS PVT LTD [Active] CIN = U24231GJ1969PTC001663

    Writ Appeal No. 604 of 2020 & C.M.P.Nos. 8398 & 8399 of 2020

    Decided On, 07 October 2020

    At, High Court of Judicature at Madras

    By, THE HONOURABLE CHIEF JUSTICE MR. A.P. SAHI & THE HONOURABLE MR. JUSTICE SENTHILKUMAR RAMAMOORTHY

    For the Appellant: S. Baskaran, Advocate. For the Respondents: R1 & R2, Sunita Kumari, R3 & R4, Rajnish Pathiyil, Advocates.



Judgment Text

(Prayer: Writ Appeal is filed under Clause 15 of Letters Patent, to set aside the order passed by this Court in Writ Petition No.11869 of 2019 dated 12.11.2019.)Senthilkumar Ramamoorthy J.The Appellant had filed an appeal under Section 6 F of the Explosives Act, 1884 (the Explosives Act) read with Rule 121 of the Explosives Rules, 2008 (the Explosives Rules) against the order bearing No.P-5(AN) Ports/2014 (A1743) dated 19.08.2015 of the Chief Controller of Explosives, Nagpur, refusing to grant a P5 licence to the Appellant.2. The said appeal was rejected by the appellate authority by order dated 02.11.2018, and the said order was challenged in W.P. No.11869 of 2019 wherein the Appellant had prayed for a Writ of Certiorarified Mandamus to quash the order dated 02.11.2018 and, consequently, direct the second Respondent to issue a P5 licence to the Appellant. The said writ petition was dismissed by order dated 12.11.2019, which is challenged in this intra-court appeal.3. The present writ appeal arises under the following facts and circumstances. The Appellant applied for and was granted a P3 licence by the Chief Controller of Explosives/the second Respondent herein on 03.12.2014 for the storage and sale of ammonium nitrate. Thereafter, the Appellant filed an application dated 05.08.2015 for the grant of a P5 licence. The P5 licence is required to import ammonium nitrate. The application for the P5 licence was rejected by the Chief Controller of Explosives by order dated 19.08.2015 on the ground that the Appellant is a trader and, therefore, it is not in the interest of national security to grant the licence.4. After the rejection of the application for the P5 licence, the Appellant imported 740 MT of ammonium nitrate under Bill of Entry No.2704255 dated 24.09.2015 from Korea. The said consignment was detained by the Customs Authorities at the Chennai Sea Port. By letter dated 11.02.2016, the Chief Controller of Explosives informed the Principal Commissioner of Customs that the consignment of ammonium nitrate was imported by the Appellant without obtaining an import licence. Accordingly, the Principal Commissioner of Customs was advised to auction the consignment in accordance with the Ammonium Nitrate Rules, 2012 (the Ammonium Nitrate Rules).5. In addition, the customs authorities were advised to store the ammonium nitrate in a safe and isolated place keeping in mind its inflammable nature. A similar letter dated 23.02.2016 was issued to the Principal Commissioner of Customs by the Joint Chief Controller of Explosives of the Petroleum and Explosives Safety Organization (PESO). Pursuant to the detention of goods, the Appellant submitted representations dated 29.04.2016 and 19.05.2016 seeking release of the goods. Meanwhile, the Appellant filed W.P. Nos.20826 and 20827 of 2016 whereby the Appellant had prayed that the order dated 19.08.2015 rejecting the application for P5 licence should be quashed and also to quash the suspension order and show cause notice dated 20.05.2016 with regard to the P3 licence. By order dated 11.08.2016, these writ petitions were disposed of by directing the competent authority to consider the Appellant-s reply dated 01.06.2016 to the show cause notice dated 20.05.2016 and pass orders thereon in accordance with law. The said order was carried in appeal in W.A. Nos.1067 and 1068 of 2016. By order dated 19.10.2010, the Writ Appeals were disposed of by directing the Appellant to exhaust the appellate remedy as regards the rejection of the application for a P5 licence. As regards the suspension order dated 20.05.2016, the Appellant was permitted to submit an application and the authorities were directed to consider the application without being influenced by the views expressed by the learned single Judge.6. Pursuant thereto, by order dated 08.02.2017, the appeal filed by the Appellant against the rejection of the application for P5 licence was rejected. Thereafter, by order dated 30.03.2017, the suspension of the P3 licence for the possession and sale or use of ammonium nitrate was revoked. Consequently, the Appellant was permitted to possess and sell ammonium nitrate in terms of the P3 licence. By another W.P. No.28851 of 2017, the Appellant challenged the appellate order dated 08.02.2017 and sought for a consequential direction to issue a P5 licence. This writ petition was allowed by order dated 05.09.2018 whereby the appellate order was set aside and the matter was remanded to the first Respondent for fresh consideration on merits. Pursuant thereto, the order dated 02.11.2018 was issued by the first Respondent. In the said order dated 02.11.2018, the first Respondent recorded that in spite of the rejection of the application for a P5 licence on 05.08.2015, the Appellant imported ammonium nitrate through the Chennai Sea Port on 24.09.2015. This amounts to a violation of Rules 4 & (6)(4)(a) of the Ammonium Nitrate Rules. In addition, the first Respondent also took note of the information regarding alleged supply of ammonium nitrate by the Appellant to stone quarry units. On that basis, the appeal was rejected. The order dated 02.11.2018 was challenged in the writ petition and upon dismissal thereof, the present appeal was filed.7. We heard the learned counsel for the Appellant, Mr.S.Baskaran; the learned counsel for the first and second Respondents, Ms.Sunita Kumari; and the learned counsel for the third and fourth Respondents, Mr.Rajnish Pathiyil.8. The learned counsel for the Appellant narrated the facts leading to the filing of the present appeal. His first contention was that the Appellant holds a valid P3 licence for the storage and sale of ammonium nitrate. Although the P3 licence was suspended on 20.05.2016, such suspension was revoked by order dated 30.03.2017. Consequently, the Appellant currently holds a valid P3 licence. As regards the rejection of the application for a P5 licence, the learned counsel contended that the order of rejection dated 19.08.2015 does not contain any reasons except that the Appellant is a trader and that the licence was rejected in national interest.9. According to the learned counsel, neither the Explosives Act nor the Ammonium Nitrate Rules prohibit a trader from applying for or being granted a P5 licence. Therefore, he contends that the rejection of the P5 licence is arbitrary and unsustainable under applicable law. In support of this contention, the learned counsel referred to the Ammonium Nitrate Rules. By drawing specific reference to Rule 5, he contended that existing manufacturers, transporters, and sellers, such as the Appellant, are permitted to apply for a licence within a period of six months from the date of entry into force of the Ammonium Nitrate Rules and are required to comply with the provisions of the above Rules within a period of one year from the date of publication thereof. On this basis, he contended that the Appellant was entitled to import ammonium nitrate on 24.09.2015, which was within the above mentioned period and that the requirement of having a valid P5 licence became applicable to the Appellant only later. From the Ammonium Nitrate Rules, he also pointed out that there is no prohibition against the grant of a P5 licence to a trader. In these circumstances, the learned counsel for the Appellant contended that the writ petition should not have been rejected.10. In reply, the learned counsel for the first and second Respondents submitted that ammonium nitrate is an explosive. By notification dated 21.07.2011, the Ministry of Commerce and Industry declared that ammonium nitrate is an explosive within the meaning of Section 17 of the Explosives Act. In view of the fact that it is an explosive, she submitted that traders are not permitted to import ammonium nitrate. Her next submission was that the application of the Appellant for a P5 licence was admittedly rejected by order dated 19.08.2015 on the ground that he is a trader and that it is not in national interest to grant an import licence to a trader. In this regard, she also submitted that the P5 licence had not been granted till date to a trader.11. With regard to the Ammonium Nitrate Rules, she pointed out that Rule 5 stipulates that no licence would be granted unless all the relevant provisions under the Rules and all the conditions contained in the licence forms annexed to the Rules are complied with. Rule 6(4) specifies that no person shall import or export any ammonium nitrate except under and in accordance with the conditions of the licence under the Rules. In the case at hand, the undisputed position is that the Appellant imported 740 MT of ammonium nitrate on 24.09.2015 from Korea. Such import was subsequent to the rejection of the application for a P5 licence. The appellate authority duly considered the fact that the Appellant had imported the consignment without a licence and that such import was in violation of Rules 4 and 6(4)(a) of the Ammonium Nitrate Rules. In addition, she contended that the appellate authority adverted to the fact that specific information had been received that the Appellant had sold ammonium nitrate to stone quarrying units and to fire cracker manufacturing units. Therefore, she submitted that the rejection of the appeal was in consonance with the Explosives Act and the Ammonium Nitrate Rules. She concluded her submissions by pointing out that the learned single Judge adverted to the relevant provisions of the Explosives Act and also took into consideration the proceedings dated 16.09.2016 while rejecting the writ petition, and, consequently, no interference is warranted as regards the impugned order.12. Mr.Rajnish Pathiyil pointed out that the Appellant had admittedly imported ammonium nitrate without the requisite import licence. Consequently, it is tantamount to the import of prohibited goods as defined in Section 2 (33) of the Customs Act, 1962 (the Customs Act). Every importer is required to present the bill of entry along with the declaration as to the truth of the contents of the bill of entry. This is specified under Section 46(4) of the Customs Act. Further, as per Section 46 (4) (A) thereof, the importer who presents a bill of entry shall ensure the following namely:--(a) the accuracy and completeness of the information given therein;(b) the authenticity and validity of any document supporting it; and(c) compliance with the restriction or prohibition, if any, relating to the goods under this Act or under any other law for the time being in force.In this case, the import of ammonium nitrate is prohibited under the Ammonium Nitrate Rules without a P5 licence. Consequently, the importer, namely, the Appellant was required to ensure that no prohibited goods are imported. Once the customs authorities became aware of the fact that the Appellant did not possess a valid licence, the goods were detained and, subsequently, auctioned by the customs authorities in accordance with the directions of the Chief Controller of Explosives, PESO. For all these reasons, he submitted that the appeal is liable to be rejected.13. We considered the submissions of the learned counsel for the respective parties and examined the materials on record.14. The first question that arises for consideration is whether the Appellant was entitled to import ammonium nitrate. The Ammonium Nitrate Rules came into force on 11.07.2012. Rule 6 (4)(a) of the Ammonium Nitrate Rules prohibits the import of ammonium nitrate without a licence. The said Rule 6(4)(a) is as under:No person shall import or export any Ammonium Nitrate except under and in accordance with the conditions of license granted under these rules.”15. The learned counsel for the Appellant relied upon the proviso to Rule 5 to contend that the Ammonium Nitrate Rules are not applicable until the expiry of one year from the date of publication of rules. The said Rule 5 is as under:5. Pre-requisite for grant of licence:-- No Licence shall be granted unless all the relevant provisions laid down under these rules and all conditions contained in the license forms under Part-2 of Schedule II annexed to these rules are complied with.Provided that all the existing manufacturers, converters, users, transporters, stevedores, sellers, possessors, importers and exporters shall apply for licence within six months and shall comply with the provisions of these rules within a period of one year from the date of publication of these rules.”16. On examining Rule 5, it is clear that an existing importer is entitled to apply for a licence within six months from the date of entry into force of the Ammonium Nitrate Rules and to comply with the provisions of the Rules within one year from the date of publication thereof. In the case on hand, the Appellant applied for a P5 licence on 05.08.2015, and the said application was rejected on 19.08.2015. Once the application for a licence was rejected, in our view, the Appellant is not entitled to rely upon the proviso to Rule 5, which provides for additional time during the transitional period to enable persons dealing with ammonium nitrate, as of the date of entry into force of the Ammonium Nitrate Rules, to apply for a licence and to comply with the Rules. In fact, the proviso to Rule 5 was deleted by a subsequent amendment with effect from 27.09.2018. Even otherwise, on facts, the time limits in the proviso do not apply. As stated earlier, the undisputed position is that the Appellant imported 740 MT of ammonium nitrate under bill of entry No.2704255 dated 24.09.2015 from Korea. Thus, it is clear that the import of ammonium nitrate was subsequent to the rejection of the application for a licence. Consequently, there is no doubt that the Appellant violated Rule 6(4)(a) of the Ammonium Nitrate Rules which prohibits a person from importing ammonium nitrate without a valid licence and without complying with the conditions of such licence.17. In addition, we note that ammonium nitrate having the chemical formula NH4NO3 or any combination containing more than 45% of ammonium nitrate by weight shall be deemed to be an explosive as per the Explosives Act. This position emerges from the notification dated 21.07.2011 of the Ministry of Commerce and Industry which was issued under Section 17 of the Explosives Act. Keeping in mind the fact that ammonium nitrate is an explosive in any combination containing more than 45% of ammonium nitrate by weight and the admitted fact that the application for import licence was rejected, we conclude that the Appellant was not entitled to import 740 MT of Ammonium Nitrate on 24.09.2015 and, consequently, the detention and subsequent auction of the consignment of ammonium nitrate by the Customs authorities cannot be faulted.18. However, the question remains as to whether the application for an import licence can be rejected on the ground that the Appellant is a trader. On perusal of the original rejection order dated 19.08.2015, we find that the said order refers to the fact that the Appellant is a trader and that an import licence is granted to users and not traders.19. Upon perusal of the Ammonium Nitrate Rules, we do not find any provision that prohibits the grant of licence to a trader. However, it needs to be borne in mind that ammonium nitrate is an explosive. The learned counsel for the first and second Respondents pointed out that the import licence has not been granted to any trader so far on the ground of national security. She explained that ammonium nitrate is used in the manufacture of explosives and, therefore, it would be difficult to track the end use and end users of ammonium nitrate if traders are permitted to import ammonium nitrate for sale to their customers. Upon perusal of Rules 34 and 35 of the Ammonium Nitrate Rules, we find that Rule 34 provides that the District Authority shall verify the antecedents of the applicant including the genuineness of the purpose before granting a no objection certificate. Under Rule 35, the License Issuing Authority is empowered to conduct an enquiry and grant a licence only upon being satisfied with the documents received. Rule 34(2)(a) and 35 read as follows:34(2)(a) On receipt of the application for issue of no objection certificate or grant of License, the District Authority shall verify the antecedents of the applicant, lawful possession of the site, genuineness of the purpose, interest of the public any other matter as deemed necessary and carry out any other verifications or enquiries as may be specifically required or deemed necessary by the license issuing authority.35. Grant of a License:--(1) The License issuing Authority, on being satisfied with the documents received for grant of License, in the Form specified in Schedule II and after making such inquiry, if any, as it may consider necessary, shall, subject to the other provisions of the Act and these rules, by order in writing either grant the License or refuse to grant the same.(2) License for transport of Ammonium Nitrate or Ammonium Nitrate melt in Form P-4 shall be granted only to the valid license holders in Form P1, P-2, P-3 or P-5.(3) The licensing authority may verify the facilities of the licensed premises and on satisfaction shall endorse the licence.(4) The licensing authority, if necessary, may impose additional conditions to the license.(5) The District Authority may refer to the Chief Controller for seeking any expert opinion, if required.”On perusal of the aforesaid Rules 34 and 35, it is clear that considerable discretion is vested on the Licensing Authority with regard to the grant or rejection of a licence under the Ammonium Nitrate Rules. The learned counsel for the first and second Respondents also relied upon the correspondence of PESO with regard to the grant of licence. In particular, the learned counsel relied upon the communication dated 16.09.2016 from the Chief Controller of Explosives to the Under Secretary of the Ministry of Commerce and Industries wherein it is stated, inter alia, as under:-Relevant policies under Explosives Rules, 2008:With respect to import & export of explosives under Explosives Rules, 2008, the following practices are being followed for more than 10 years, based on the policy decisions arrived at by PESO in the year 2005.1) Export license under Explosives Rules, 2008 are not granted to the traders. License for export of explosives is granted only to the explosives manufacturers to export authorized explosives manufactured by them, with the exclusion in case of safety fuse. Safety fuse is allowed for export by other explosives manufacturers, if the item safety fuse is part of their regular export consignment.2) Import license under Explosives Rules, 2008 is granted only to the respective users not to the traders, other than import of Marine Distress Signals.By the aforesaid practice of granting export license to the explosives manufactures and import license to the respective users, export/import of explosives has become a level playing field for every manufacturer & user in the country and it was well accepted by the industry. Further regulating & monitoring mechanism of export/import of explosives becomes effective and no issues related to security threats cropped up in the transaction of explosives during export & import, so far.Ammonium Nitrate Rules, 2012:a) The Explosives Rules, 2008 and Ammonium Nitrate Rules, 2012 framed under Explosives Act 1884 are sharing equal importance in terms of National Security. The national internal and external security concern becomes more crucial, when Ammonium Nitrate is allowed for import by traders for domestic sale and for export by traders.b) In view of the above, the same policy adopted for export & import of explosives under Explosives Rules, 2008 is being extended to the export & import of Ammonium Nitrate was granted to Traders and Converters of Ammonium Nitrate.d) License for export of Ammonium Nitrate is being granted only to Ammonium Nitrate manufacturers and license for import of Ammonium Nitrate is being granted only to the bona fide users viz., explosives and nitrous oxide manufacturers for their captive consumption.Necessary amendments in the Ammonium Nitrate Rules, 2012 in line with the aforesaid practice has already been proposed under Rule 6(4).All the related note sheets arriving at these policies by PESO from time to time are enclosed herewith, for your kind perusal.”20. In addition, the learned counsel relied upon the Note indicating the Demand and Supply of ammonium nitrate in the year 2016-2017 wherein it is stated that explosives manufacturers imported 3.17 MT (28.7% of their requirement) of ammonium nitrate for their captive consumption which was only to meet the gap between the demand and supply of ammonium nitrate in the Country. It is further stated that if traders are allowed to import ammonium nitrate, they need to import in several thousand metric tonnes by the sea route and that this would lead to dumping of an excess of ammonium nitrate in the country. This, in turn, would lead to the unsafe and illegal practice of supplying ammonium nitrate to the mining and quarrying industry, which position prevailed prior to the notification of the Ammonium Nitrate Rules.21. While rejecting the appeal on 02.11.2018, we find that the appellate authority recorded as follows:iv) It was also reported by the Principal Commissioner of Customs. Chennai that M/s.Shri Amman Chemicals had imported 696 MT of Ammonium Nitrate through Chennai Sea Port during the period from 09/10/2012 to 16/05/ 2014 and 500 MT of Ammonium Nitrate through Visakhapatnam Sea Port during the period from 26/04/2012 to 04/10/2012 with false declaration as “Fertilizer“:v) Further, investigation of Special Intelligence & Investigation Branch of Customs had brought out the unauthorised sale of Ammonium Nitrate imported during the years 2012 to 2014 by M/s Sri Amman Chemicals to various individuals and firms not holding Form P-3 licence for possession and use sale of Ammonium Nitrate under Ammonium Nitrate Rules. 2012:vi) PESO had not granted any licence in Form P-5 for import of Ammonium Nitrate to any trader ;(vii) Import licences under the Explosives Rules, 2008 were granted to users only and not to traders. The Explosive Rules, 2008 and Ammonium Nitrate Rules, 2012 framed under the Explosives Act, 1984 are of equal importance in terms of national security . Therefore, PESO had decided not to grant licence to any trader for import of ammonium nitrate.A licence in P-5 Form was required to import ammonium nitrate, which M/s Sri Amman Chemicals did not possess. Despite refusal to grant import license by CCE. Nagpur on 19th August, 2015, the Appellant had imported the aforesaid AN consignment of 740 MT through Chennai Port on a later date i.e., 24“ September. 2015 which amounts to violation of Rules 4 & 6(4)(a) of the Ammonium Nitrate Rules. 2012:Bill of Lading is prepared in advance and is not a valid document evidencing date of dispatch from the country of export. Moreover, as per written submission by the appellant vide their letter dated 27/1/2015, due to s

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lackness of their staff they could not intimate their supplier in Korea for not dispatching the consignment and it was dispatched from Korea on 9th September, 2015 and arrived at Chennai port on 24“ September. 2015. The explanation offered by the Appellant is not satisfactory.Appellant knowing well that his application for grant of P-5 License has been refused by the Chief Controller of Explosives, did not stop dispatch of consignment from Korea;Special Intelligence & investigation Branch (SIIB). Principal Commissioner of Customs vide letter No.Enq/56/2015-SIIB & INV/01/2016-SIIB dated 17th May, 2016 informed CCE, Nagpur that the Appellant had earlier cleared 696 MT of Ammonium Nitrate through Chennai Port and 500 MT through Visakhapatnam Port without a valid licence in Form P5 under the Ammonium Nitrate Rules, 2012. The investigation of Special intelligence & Investigation Branch Customs revealed that the Appellant had sold the entire AN imported earlier by them to various individuals and to companies involved in stone quarrying, constructions & mining activities and the same was not used for agricultural purpose. Further, the said investigation categorically brought out the entire list of sale of imported Ammonium Nitrate made by the Petitioner to various individuals and firms not holding Form P-3 License for possession and use/ sale of Ammonium Nitrate which is violation of Ammonium Nitrate Rules, 2012As per Gazette Notification vide S.O.1678(E) dated 21“ July, 2011, Ammonium Nitrate is an explosive and regulating import of the same on reasonable grounds including security of the country is justified:After careful perusal of records and considering the facts of the case, the provisions of the Explosives Act. 1984 and Ammonium Nitrate Rules, 2012, the appeal is dismissed and the order dated 19th August, 2015 of Chief Controller of Explosives is upheld.“22. Keeping in mind the Ammonium Nitrate Rules, the facts of this case and the documents on record, we find that the rejection of the Appellant-s appeal is in order. We also find that the learned single Judge duly considered the provisions of the Explosives Act, the Ammonium Nitrate Rules, the communication dated 16.09.2016 of the Chief Controller of Explosives and the order impugned in the writ petition while rejecting the writ petition. Considering all of the above, we find that the said order does not warrant interference and there is no merit in the appeal. Therefore, the appeal is dismissed. No costs. Consequently, connected miscellaneous petitions are closed.
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