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Surendra Tubes and Steel (P) Ltd. Vs. Collector of Central Excise - Court Judgment

LegalCrystal Citation
CourtCustoms Excise and Service Tax Appellate Tribunal CESTAT Delhi
Decided On
Reported in(1987)(31)ELT320TriDel
AppellantSurendra Tubes and Steel (P) Ltd.
RespondentCollector of Central Excise
Excerpt:
1. today's hearing was fixed on 12-3-1985 in presence of appellants representative shri mohan singh pal, chief executive.none is present for the appellant today. the appeal is dismissed in default of appellants appearance under rule 20 of cegat (procedure) rules, 1982.
Judgment:
1. Today's hearing was fixed on 12-3-1985 in presence of appellants representative Shri Mohan Singh Pal, Chief Executive.

None is present for the appellant today. The appeal is dismissed in default of appellants appearance under Rule 20 of CEGAT (Procedure) Rules, 1982.


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