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UPS Jetair Express Pvt. Ltd. v/s Commissioner of Customs, Airport, Mumbai


Company & Directors' Information:- UPS EXPRESS PRIVATE LIMITED [Active] CIN = U99999MH2000PTC128519

Company & Directors' Information:- JETAIR PRIVATE LIMITED [Active] CIN = U74899DL1974PTC007361

Company & Directors' Information:- A T EXPRESS INDIA LIMITED [Strike Off] CIN = U93030DL2009PLC193660

Company & Directors' Information:- N R EXPRESS PRIVATE LIMITED [Active] CIN = U63040WB1999PTC089271

Company & Directors' Information:- P J EXPRESS PRIVATE LIMITED [Strike Off] CIN = U63040WB1995PTC075515

Company & Directors' Information:- G M S EXPRESS PRIVATE LIMITED [Active] CIN = U64120KA2006PTC040159

Company & Directors' Information:- U C EXPRESS PRIVATE LIMITED [Strike Off] CIN = U64120MH2004PTC148038

Company & Directors' Information:- R R EXPRESS PRIVATE LIMITED [Active] CIN = U97000DL2014PTC267284

Company & Directors' Information:- S F EXPRESS PRIVATE LIMITED [Active] CIN = U64120DL2015PTC279322

Company & Directors' Information:- J. K. EXPRESS PRIVATE LIMITED [Strike Off] CIN = U63090GJ2012PTC070288

Company & Directors' Information:- D K G EXPRESS PRIVATE LIMITED [Strike Off] CIN = U15499UP1982PTC005721

Company & Directors' Information:- P AND G EXPRESS PRIVATE LIMITED [Strike Off] CIN = U64120MH2003PTC139461

    Appeal No. C/87487 of 2016-SM(BR) & Final Order No. A/86280 of 2018-WZB

    Decided On, 01 May 2018

    At, Customs Excise amp Service Tax Appellate Tribunal West Zonal Bench At Mumbai

    By, THE HONOURABLE MR. C.J. MATHEW
    By, TECHNICAL MEMBER

    For the Appellant: Pratik Goyal, Chartered Accountant. For the Respondent: C.J. Sahu, Assistant Commissioner, (AR).



Judgment Text


1. In connection with the import of two projectors in the name of M/s. Lord Enterprises where the value was found to be under-declared and the address of the consignee found to be fictitious, the original authority imposed penalties of Rs. 5,00,000 and Rs. 1,00,000 under Sections 112 and 114AA of Customs Act, 1962 against M/s. UPS Jet Express Pvt. Ltd., the registered courier, who had handled the consignment.

2. An appeal against this was rejected by Commissioner of Customs (Appeals), Mumbai-III vide Order-in-Appeal No. MUM-CUSTM-PAX-APP-50&51/16-17, dated 12th May, 2016 leading to the present proceedings.

3. Heard Learned Chaptered Accountant appearing for appellant and Learned Authorized Representative.

4. It would appear from the order of the original authority, as confirmed by the first appellate authority, that the appellant was held liable to penal consequence for failure to conform to the Courier Imports and Exports (Clearance) Regulations, 1998. Undoubtedly, the appellant, as a registered courier was bound by the said regulations. However, Section 112 of Customs Act, 1962 is liable to be invoked for dealing, or having been connected, with goods liable for confiscation. Likewise, Section 114AA is invoked for complicity in filing false declarations.

5. The impugned order has not rendered a finding on either or both of these counts. In the absence of such a finding, reference to the provisions of governing regulations is not an adequate substitute. A breach of these regulations can be visited with consequences contained in those regulations. It is but natural that a registered courier files import declarations and handles import goods. Mere handling in the course of professional engagement does not necessarily imply prior knowledge of liability of the goods to confiscation. That requires an independent and specific finding which is conspicuously absent in the impugned order.

6. The show cause notice is also bereft of any evidence or suggestion of awareness that the goods under import are liable for confiscation. Consequently, the proceed

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ings lack the rigor that are necessary for imposition of penalties under the sections. 7. For the above reasons, the impugned order is modified by setting aside the penalties imposed against M/s. UPS Jet Express Pvt. Ltd.
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