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M.R.F. Ltd. Vs. the Customs Excise and Gold - Court Judgment

LegalCrystal Citation
CourtCustoms Excise and Service Tax Appellate Tribunal CESTAT Delhi
Decided On
Judge
Reported in(1985)LC289Tri(Delhi)
AppellantM.R.F. Ltd.
RespondentThe Customs Excise and Gold
Excerpt:
1. counsel says that the matter was heard by three judges' bench on 19th july, 1984 and judgment was reserved and subsequently notice has been received intimating that a larger bench is to hear the said matter again. counsel makes a grievance that he has asked under what power this has been constituted. in spite of that the matter has now been listed before a larger bench and he maintains that there is no competency under the act to constitute the larger bench, when the matter has once been heard by a duly constituted bench earlier. rule d.b.3. notice for 15.1.1985, in the meanwhile the proceedings before larger bench are stayed.
Judgment:
1. Counsel says that the matter was heard by three Judges' bench on 19th July, 1984 and judgment was reserved and subsequently notice has been received intimating that a larger bench is to hear the said matter again. Counsel makes a grievance that he has asked under what power this has been constituted. In spite of that the matter has now been listed before a larger bench and he maintains that there is no competency under the Act to constitute the larger bench, when the matter has once been heard by a duly constituted bench earlier. Rule D.B.3. Notice for 15.1.1985, In the meanwhile the proceedings before larger bench are stayed.

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