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Spencer Consumer Products and Services Limited, Madras v/s Collector of Central Excise, Madras


Company & Directors' Information:- SPENCER AND COMPANY LIMITED [Active] CIN = U74999TN1918PLC002341

Company & Directors' Information:- S L CONSUMER PRODUCTS LIMITED [Active] CIN = U11200DL1996PLC083850

Company & Directors' Information:- CONSUMER PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1979PTC009923

Company & Directors' Information:- S. S. CONSUMER PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51909DL2011PTC220145

Company & Directors' Information:- M AND N PRODUCTS AND SERVICES PRIVATE LIMITED [Active] CIN = U74900KA2015PTC084432

Company & Directors' Information:- S AND D CONSUMER PRODUCTS PRIVATE LIMITED [Active] CIN = U51909DL2005PTC135864

Company & Directors' Information:- C & P CONSUMER PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51109WB1997PTC085373

Company & Directors' Information:- W D CONSUMER PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51900MH1994PTC078793

Company & Directors' Information:- N. M. CONSUMER PRODUCTS PRIVATE LIMITED [Active] CIN = U19115UP2015PTC075053

Company & Directors' Information:- D S CONSUMER SERVICES LIMITED [Strike Off] CIN = U51909DL1999PLC098590

Company & Directors' Information:- CONSUMER SERVICES PVT LTD [Strike Off] CIN = U74950OR1992PTC003192

Company & Directors' Information:- L V CONSUMER PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U24248TG2013PTC087080

Company & Directors' Information:- S V PRODUCTS AND SERVICES PRIVATE LIMITED [Strike Off] CIN = U51909DL2012PTC244832

Company & Directors' Information:- P K CONSUMER SERVICES PRIVATE LIMITED [Strike Off] CIN = U74999GJ2003PTC043145

    Writ Petition No. 1041/87

    Decided On, 03 February 1987

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE NAINAR SUNDARAM

    S.V. Subramanian, Advocate.



Judgment Text

As against the impugned order, an appeal is competent. What Mr. S.V. Subramanian, learned counsel for the petitioner, would state is that the amount involved in large and further, Section 35F of the Central Excises and Salt Act, 1944 would oblige the petitioner to deposit with . the adjudicating authority the amount. Subject matter of the impugned order, as a condition precedent for entertaining of the appeal. But I find that the proviso to the said provision certainly gives a discretion to the appellate authority in case such deposit would cause undue hardship to dispense with such deposit. The petitioner can as well plead for the exercise of this discretionary power and I am sure, the appellate authority will consider the pleas of the petitioner, on merits, in this behalf, directing the petitioner to resort to the appeal process. This writ petition is dismissed. However to enable the petition to resort to the appeal process and move the authority concern

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ed for appropriate orders, the impugned order shall not be implemented for a period of two weeks from today.
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