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



Pandian Engineering Industries & Another v/s Commissioner of Central Excise, Salem


Company & Directors' Information:- D P ENGINEERING INDUSTRIES LIMITED [Active] CIN = U27310DL2008PLC176856

Company & Directors' Information:- A K ENGINEERING INDUSTRIES (INDIA) PRIVATE LIMITED [Active] CIN = U25206DL1997PTC085204

Company & Directors' Information:- PANDIAN INDUSTRIES LIMITED [Strike Off] CIN = U17111TZ1995PLC006036

Company & Directors' Information:- G L ENGINEERING INDUSTRIES PRIVATE LIMITED [Active] CIN = U28920MH1981PTC023662

Company & Directors' Information:- B V M ENGINEERING INDUSTRIES LIMITED [Active] CIN = U28111DL1972PLC005983

Company & Directors' Information:- R R R ENGINEERING INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74899DL1993PTC055069

Company & Directors' Information:- A. V. ENGINEERING INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U99999DL1974PTC007360

Company & Directors' Information:- CENTRAL INDIA ENGINEERING PRIVATE LIMITED [Active] CIN = U74999MH2016PTC281607

Company & Directors' Information:- G D R ENGINEERING INDUSTRIES PVT LTD [Strike Off] CIN = U27109UP1971PTC003388

Company & Directors' Information:- L S ENGINEERING INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74899DL1977PTC008484

Company & Directors' Information:- I B I ENGINEERING INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U45202PB1974PTC003422

Company & Directors' Information:- A H B ENGINEERING INDUSTRIES PVT LTD [Strike Off] CIN = U35999WB1988PTC044786

Company & Directors' Information:- O K ENGINEERING INDUSTRIES PRIVATE LTD [Active] CIN = U74899DL1987PTC027660

Company & Directors' Information:- R P ENGINEERING INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U99999DL1973PTC006781

Company & Directors' Information:- S V ENGINEERING INDUSTRIES PVT LTD [Under Liquidation] CIN = U74210TG1981PTC003174

    Appeal Nos.E/786 of 2004 & E/787 of 2004

    Decided On, 22 September 2010

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

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

    Shri S. Kandasamy, Consultant. Shri S. Balagopal, Consultant. Shri V.V. Hariharan, JCDR.



Judgment Text

1. Heard both sides. These two cases were listed before the Division Bench today but since DB is not sitting and since both the cases fall within the jurisdiction of the Single Member Bench, with the consent of both sides, both the appeals are taken up for hearing and disposal.


2) In Appeal No.786/2004, the appellants cleared the impugned goods during the month of March 2000. They were required to pay the duty amount of Rs.2,57,345/- by 15th of April 2000. The impugned goods were cleared under prescribed invoices etc. and entries were made in the books of account but due to the financial difficulty, duty was not paid. Ld. Advocate for the appellants states that duty along with penal interest of 30% has been paid by the appellants during the period January 2001 to July 2003. The original authority had imposed a penalty of Rs.5000/- on the appellants taking into account the fact that there is no suppression etc. involved in this case and also that the appellants have paid the entire amount of duty and 30% interest thereof. The facts in respect of the appeal No.E/787/2004 also are similar.


3) The department filed appeals before the lower appellate authority on the ground that Rule 173GG required penalty of Rs.500/- per day to be imposed in such cases. The lower appellate authority has correctly decided that the said Rule 173GG was omitted w.e.f. 31.3.2000 and therefore same has no application to cases where the duty liability was to be discharged at a later point of time i.e. on 15.4.2000. However, she has enhanced the penalty of Rs.5000/- imposed in each case by the original authority to Rs.51,000/- and Rs.45,000/- respectively in exercise of the powers vested with the lower appellate authority under Section 35A (3) of the Act.


4) It has been submitted on behalf of the appellants that they have already paid a penal interest of 30% as also penalty of Rs.5000/- each imposed by the original authority. In view of the fact that this was not a case of duty evasion or suppression of facts etc. but merely inability of the appellants to pay the duty in time, the penalty of Rs.5000/- imposed by the original authority should be considered adequate to meet the ends of justice.


5) I find force in the submissions made on behalf of the appellants. In view of the fact that they have already paid penal interest of 30% under the omitted Rule 173GG and the ld. advocate appearing on behalf the appellants states that they have not disputed the duty and interest liability nor they would seek any refund of the interest pa

Please Login To View The Full Judgment!

id by them, the penalty imposed at the level of original authority is adequate to meet the ends of justice. As such, the impugned order enhancing the penalty passed by the lower appellate authority is set aside and the original authority?s orders are restored. Both the appeals are allowed.
O R