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Siemens Gamesa Renewable Power Private Limited, Rep. by S. Ramachandran v/s The Union of India Rep. by the Revenue Secretary Department of Revenue, North Block, New Delhi & Another


Company & Directors' Information:- SIEMENS GAMESA RENEWABLE POWER PRIVATE LIMITED [Active] CIN = U74991TN2006PTC079179

Company & Directors' Information:- DELHI POWER COMPANY LIMITED [Active] CIN = U40103DL2001SGC111528

Company & Directors' Information:- SIEMENS LIMITED [Active] CIN = L28920MH1957PLC010839

Company & Directors' Information:- H & R BLOCK (INDIA) PRIVATE LIMITED [Active] CIN = U72900PN2006PTC128344

Company & Directors' Information:- RAMACHANDRAN AND COMPANY PRIVATE LIMITED [Under Process of Striking Off] CIN = U67120KL1992PTC006488

Company & Directors' Information:- H AND R BLOCK (INDIA) PRIVATE LIMITED [Strike Off] CIN = U00892PN2006PTC128344

Company & Directors' Information:- NORTH INDIA POWER COMPANY LIMITED [Strike Off] CIN = U40100DL1998PLC091917

Company & Directors' Information:- S & O POWER PRIVATE LIMITED [Active] CIN = U40107MH2010PTC206447

Company & Directors' Information:- SIEMENS INDIA LTD. [Not available for efiling] CIN = U03390MH2000PLC990688

    W.P. No. 3763 of 2013 & M.P. Nos. 1 & 2 of 2013

    Decided On, 09 October 2020

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE P.D. AUDIKESAVALU

    For the Petitioner: N. Muralikumaran for M/s. Mcgan Law Firm, Advocates. For the Respondent: R1, S. Thirumavalavan, (Central Government Standing Counsel), R2, Hema Muralikrishnan, Standing Counsel.



Judgment Text

(Prayer: Writ Petition filed under Article 226 of the Constitution of India praying to issue a Writ of Certiorari, to call for the records of the 2nd Respondent vide the Impugned Order-in-Original No.19752/2012 dated 16.11.2012 and quash the same.)(through video conference)Heard Mr. N.Muralikumaran, Learned Counsel for the Petitioner, Mr. S.Thirumavalavan, Learned Central Government Standing Counsel for the First Respondent and Mrs. Hema Muralikrishnan, Learned Standing Counsel for the Second Respondent and perused the materials placed on record, apart from the pleadings of the parties.2. The Second Respondent by Order-in-Original No.19752 of 2012, dated 16.12.2012 had passed an order relating to the classification of goods imported by the Petitioner and demanded the differential duty under Section 28 of the Customs Act, 1962 (hereinafter referred to as the -Act- for short). The said order itself specifically mentions that the Petitioner is entitled to prefer appeal against that order under Section 129A of the Act, if it is aggrieved within a period of three months from the date of its communication before the Customs, Excise and Service Tax Appellate Tribunal at Shastri Bhavan, Haddows Road, Chennai-600 006, (hereinafter referred to as the “CESTAT” for short), who has been empowered to condone delay in filing such appeal, if sufficient cause for not preferring the appeal within that period is made out. However, the Petitioner did not prefer any such appeal before that Appellate Authority, but has instead filed this Writ Petition on 13.02.2013 challenging the order passed by the Second Respondent.3. There is no acceptable explanation from the Petitioner for not having resorted to that alternative remedy provided under the statute. In this context, it must be recapitulated here that the Hon-ble Supreme Court of India in Assistant Collector of Central Excise -vs- Dunlop India Limited [(1985) 1 SCC 260] has succinctly explained the legal position relating to the exercise of discretionary powers under writ jurisdiction as follows:-“3. Article 226 is not meant to short-circuit or circumvent statutory procedures. It is only where statutory remedies are entirely ill-suited to meet the demands of extraordinary situations as for instance where the very vires of the statute is in question or where private or public wrongs are so inextricably mixed up and the prevention of public injury and the vindication of public justice require it that recourse may be had to Article226 of the Constitution. But then the Court must have good and sufficient reason to bypass the alternative remedy provided by statute. Surely matters involving the revenue where statutory remedies are available are not such matters. We can also take judicial notice of the fact that the vast majority of the petitions under Article 226 of the Constitution are filed solely for the purpose of obtaining interim orders and thereafter prolong the proceedings by one device or the other. The practice certainly needs to be strongly discouraged.”Having regard to that legal position, this Court does not express any view on the correctness or otherwise on the merits of the factual controversies involved in the matter.4. Learned Counsel for the Petitioner contends that since the Writ Petition has been pending from the year 2013 and interim order has been in force since 15.02.2013, the exercise of alternative remedy may not be considered as the bar to entertain the Writ Petition at this stage and the matter may be decided on merits. In this regard, it would be appropriate to refer the dictum laid down by the Hon-ble Supreme Court of India in the State of Uttar Pradesh

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-vs- Uttar Pradesh Rajya Khanij Vikas Nigam Sangharsh Samiti [(2008) 12 SCC 675] in which it has been held that it cannot be laid down as a proposition of law that once a Writ Petition is admitted, it cannot be dismissed on the ground of alternative remedy.5. In the result, the Writ Petition, which cannot be entertained, is dismissed. Consequently, the connected Miscellaneous Petition is closed. No costs.
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