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Carol Garments and Another Vs. The Joint Director General of Foreign Trade, Coimbatore and Others - Court Judgment

LegalCrystal Citation
CourtChennai High Court
Decided On
Case NumberW.P.Nos. 13992 to 13996 of 2016
Judge
AppellantCarol Garments and Another
RespondentThe Joint Director General of Foreign Trade, Coimbatore and Others
Excerpt:
.....to direct the 2nd respondent to refund the sum of rs.7,00,000/- along with interest towards epcg licence no.3230000368, dated 11.10.2000. w.p.no.13993 of 2016: petition filed under article 226 of the constitution of india, seeking for a writ of mandamus to direct the 2nd and 3rd respondents to implement the order of the commissioner (appeals) passed vide c3/694/o/2011 dated 28.03.2013 and thereby order refund of an amount of rs.4,77,500/- along with interest towards epcg licence no.3230000625, dated 21.03.2001.) common order 1. heard both sides. 2. the prayer in w.p.no.13992 of 2016 is for issuance of a writ of mandamus to direct the 2nd respondent to refund the sum of rs.7,00,000/- along with interest towards epcg licence no.3230000368, dated 11.10.2000. 3. the prayer in.....
Judgment:

(Prayers: for W.P.No.13992 of 2016 Petition filed under Article 226 of the Constitution of India, seeking for a Writ of Mandamus to direct the 2nd Respondent to refund the sum of Rs.7,00,000/- along with interest towards EPCG licence no.3230000368, dated 11.10.2000.

W.P.No.13993 of 2016: Petition filed under Article 226 of the Constitution of India, seeking for a Writ of Mandamus to direct the 2nd and 3rd respondents to implement the order of the Commissioner (Appeals) passed vide C3/694/O/2011 dated 28.03.2013 and thereby order refund of an amount of Rs.4,77,500/- along with interest towards EPCG licence no.3230000625, dated 21.03.2001.)

Common Order

1. Heard both sides.

2. The Prayer in W.P.No.13992 of 2016 is for issuance of a Writ of Mandamus to direct the 2nd Respondent to refund the sum of Rs.7,00,000/- along with interest towards EPCG licence no.3230000368, dated 11.10.2000.

3. The Prayer in W.P.No.13993 of 2016 is for issuance of a Writ of Mandamus to direct the 2nd and 3rd respondents to implement the order of the Commissioner (Appeals) passed vide C3/694/O/2011 dated 28.03.2013 and thereby order refund of an amount of Rs.4,77,500/- along with interest towards EPCG licence no.3230000625, dated 21.03.2001.

4. The Prayer in W.P.No.13994 of 2016 is for issuance of a Writ of Mandamus to direct the 2nd Respondent to refund the sum of Rs.1,65,000/- along with interest towards EPCG licence no.3230000388, dated 24.10.2000.

5. The Prayer in W.P.No.13995 of 2016 is for issuance of a Writ of Mandamus to direct the 2nd Respondent to pass appropriate orders communicating the cancellation of the Bank Guarantee No.08/2001-2002 dated 31.05.2001 for Rs.1,30,000/- from Karnataka Bank Ltd., Tirupur branch along with interest towards EPCG licence in No.3230000684, dated 04.05.2001.

6. The Prayer in W.P.No.13996 of 2016 is for issuance of a Writ of Mandamus to direct the 2nd Respondent to refund the sum of Rs.3,85,000/- along with interest towards EPCG licence no.3230000326, dated 13.09.2000.

7. It may not be necessary to go into the factual averments, as the only significant issue to be seen is as to whether the petitioners are entitled for refund. If the petitioners had fulfilled the Export Obligation and the first respondent has given a Discharge Certificate, then there is no reason to deny the refund.

8. The Assistant Commissioner of Customs (Gr. 7G) has given written instructions to the learned Standing Counsel for the respondents 2 and 3, in which it has been stated that the petitioners neither produced any original document nor the Department has received any original document till date, evidencing the fulfillment of export obligation in respect of the office letter dated 24.05.2016 addressed to the importer.

9. The petitioners have produced the letters addressed to the second respondent in the respective writ petitions, which have been enclosed in the typed set of papers with regard to the refund of amount(s) sought for by the respective petitioners, enclosing the originals of the Export Obligation Discharge Certificate, and Bill of Entry, which have been received by the office of the second respondent. However, this has not been informed to the Assistant Commissioner of Customs (Gr. 7G). In any event, the authority to consider the refund claim is the second respondent in the respective writ petitions. The petitioners have discharged the Export Obligation and have also obtained necessary certificates issued by the Joint Director General of Foreign Trade, Coimbatore.

10. Accordingly, the second respondent in the respective writ petitions, is directed to get all the documents with regard to the refund claim of the petitioners and the Certificates of Discharge of Export Obligation and direct the petitioner to appear in person before the second respondent for personal hearing, in which all the records may be verified and appropriate orders be passed forthwith for refund of the amount(s) which they are admittedly entitled to, within a period of eight weeks from the date of receipt of copy of this order.

With the above direction, the Writ Petitions are disposed of. No costs.


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