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M/s. Sri Ram Automotive Alloy Castings Pvt. Ltd. v/s CCE, Coimbatore


Company & Directors' Information:- D. H. CASTINGS PRIVATE LIMITED [Active] CIN = U27310PB2009PTC033256

Company & Directors' Information:- C S CASTINGS PRIVATE LIMITED [Active] CIN = U27105PB2000PTC024010

Company & Directors' Information:- RAM ALLOY CASTINGS PRIVATE LIMITED [Active] CIN = U27108UP1989PTC010787

Company & Directors' Information:- CASTINGS INDIA PVT LTD [Active] CIN = U27101WB1996PTC078196

Company & Directors' Information:- A J CASTINGS PRIVATE LTD [Active] CIN = U74899DL1987PTC027618

Company & Directors' Information:- G S C CASTINGS PRIVATE LIMITED [Active] CIN = U27100PB1996PTC017826

Company & Directors' Information:- A G CASTINGS PRIVATE LIMITED [Strike Off] CIN = U27310PB1997PTC019495

Company & Directors' Information:- L P CASTINGS PVT LTD [Amalgamated] CIN = U13209DL1980PTC011006

Company & Directors' Information:- P R CASTINGS PVT LTD [Active] CIN = U27320PB1992PTC012673

Company & Directors' Information:- SRI B R CASTINGS PRIVATE LIMITED [Active] CIN = U27104HR2005PTC035717

Company & Directors' Information:- J S CASTINGS PVT LTD [Strike Off] CIN = U27109PB1991PTC011706

Company & Directors' Information:- R S CASTINGS PRIVATE LIMITED [Active] CIN = U27101HR1984PTC017261

Company & Directors' Information:- D K CASTINGS PRIVATE LIMITED [Active] CIN = U27310BR1992PTC005061

Company & Directors' Information:- C. I. U. CASTINGS PVT. LTD. [Active] CIN = U27209WB1994PTC064109

Company & Directors' Information:- D S CASTINGS PRIVATE LIMITED [Active] CIN = U27200MH1980PTC023599

Company & Directors' Information:- N B ALLOY AND CASTINGS PRIVATE LIMITED [Active] CIN = U27109PB1991PTC011560

Company & Directors' Information:- M. P. ALLOY PRIVATE LIMITED [Strike Off] CIN = U28111UP1995PTC018405

Company & Directors' Information:- B B CASTINGS PRIVATE LIMITED [Strike Off] CIN = U28939CH1997PTC020062

Company & Directors' Information:- D M K CASTINGS PVT LTD [Active] CIN = U27310PB1986PTC006752

Company & Directors' Information:- S R CASTINGS PRIVATE LIMITED [Strike Off] CIN = U27105PB1989PTC009964

Company & Directors' Information:- M I CASTINGS PRIVATE LIMITED [Active] CIN = U74899DL1983PTC016451

Company & Directors' Information:- J P CASTINGS PVT LTD [Strike Off] CIN = U29111MP1985PTC002758

Company & Directors' Information:- S M S CASTINGS PVT LTD [Strike Off] CIN = U27310GJ1981PTC004660

Company & Directors' Information:- A K CASTINGS PVT LTD [Strike Off] CIN = U27310WB1981PTC034277

Company & Directors' Information:- B D K ALLOY PRIVATE LIMITED [Amalgamated] CIN = U27106KA1973PTC002355

Company & Directors' Information:- SRI RAM PRIVATE LIMITED [Dissolved] CIN = U99999TN1944PTC002677

    Appeal No. E/39 of 2008

    Decided On, 18 December 2009

    At, Customs Excise Service Tax Appellate Tribunal South Zonal Bench At Chennai

    By, THE HONOURABLE DR. CHITTARANJAN SATAPATHY
    By, TECHNICAL MEMBER

    Shri V. Panchanathan, Advocate for the Appellants. Shri C. Rangaraju, SDR for the Respondent.



Judgment Text

Heard both sides.


2. Shri V. Panchanathan, learned Advocate, appearing on behalf of the appellants states that the matter has been adjourned twice before because the case records have not been produced. I find that the appellants have filed this appeal without filing a copy of the impugned show cause notice. In the absence of the show cause notice, it is not possible to ascertain the charges leveled against the appellants or to appreciate their submissions. It hardly needs emphasizing that an appellant should file a complete set of relevant documents along with an appeal. The entire proceeding is a case starts with the issue of the show cause notice. This is a basic document perusal of which is of utmost importance for deciding an appeal against an order emanating from such notice. Even the learned advocate for the appellants needs to look at the show cause notice for drafting the appeal and for arguing the case. It is my considered opinion that the appeal is not complete without the show-cause notice and an appeal can not be decided without considering the contents of the show cause notice.



3. Since the appellants have not filed a copy of the show cause notice along

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with the appeal, nor have they produced a copy of the same despite several adjournments granted, the appeal is dismissed as incomplete.
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