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Tvl. S.S.D. Oil Mills Co. Ltd., Rep. By its Managing Director D. Ramamurthy v/s The Assistant Commissioner (C.T.)


Company & Directors' Information:- N K OIL MILLS PVT LTD [Active] CIN = U15201GJ1994PTC022669

Company & Directors' Information:- B P OIL MILLS LIMITED [Active] CIN = U15142UP1965PLC003232

Company & Directors' Information:- K P L OIL MILLS PRIVATE LIMITED [Active] CIN = U15142KL1983PTC003685

Company & Directors' Information:- N K B OIL MILLS PRIVATE LIMITED [Active] CIN = U15142KL1999PTC013095

Company & Directors' Information:- K K K OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15142KL2000PTC013621

Company & Directors' Information:- S N OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15142HR1986PTC025702

Company & Directors' Information:- G. B. OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15326HR1985PTC019817

Company & Directors' Information:- R. OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15141DL1992PTC047883

Company & Directors' Information:- J K OIL MILLS COMPANY LIMITED [Strike Off] CIN = U15143UP1955PLC002570

Company & Directors' Information:- N N OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15147MH1999PTC117989

Company & Directors' Information:- J & T OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15141KL2006PTC019754

Company & Directors' Information:- A AND R OIL MILLS PVT LTD [Strike Off] CIN = U15315CH1994PTC014265

    Writ Petition No.30 of 2011 & M.P.No.1 of 2011

    Decided On, 18 January 2011

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE M. JAICHANDREN

    For the Petitioner: A.S. Mujibur Rahman, Advocate. For the Respondent: R. Mahadevan, Additional Government Pleader (Tax).



Judgment Text

(Prayer: Petition filed under Article 226 of the Constitution of India to issue a writ of Certiorari, to call for the records relating to the notice issued by the respondent in his notice TNGST No.1660264 dated 24.12.2010 received by the petitioner on 27.12.2010 and quash the same.)

1. Heard the learned counsel appearing for the petitioner and the learned Additional Government Pleader (Tax), appearing on behalf of the respondent.

2. At this stage of the hearing of the writ petition, the learned counsel appearing on behalf of the petitioner had submitted that it would suffice, if the petitioner is granted four weeks time to pay the entire arrears of tax and additional sales tax, as per the notice, dated 24.12.2010, issued by the respondent. He had also submitted that the waiver application submitted by the petitioner is pending before the State Government.

3. The learned Additional Government Pleader (Tax), appearing on behalf of the respondent, has no objection for this Court granting four weeks time to the petitioner to pay the amount, as mentioned in the impugned notice of the respondent, dated 24.12.2010.

4. In such circumstances, the petitioner is granted four weeks time from today to pay the entire amount demanded by the respondent in the impugned notice, dated 24.12.2010. If the petitioner fails to pay the said amount, within the time of four weeks granted by this Court, it would be open to the respondent to initiate appropriate action against the petitioner to recover the s

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ame, as per the procedures established by law. 5. The writ petition is ordered accordingly. Consequently, the connect miscellaneous petition is closed. No costs.
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