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Poddar Projects Ltd. Vs. the Assistant Collector, Central Excise Iii Division and - Court Judgment

LegalCrystal Citation
SubjectExcise
CourtAndhra Pradesh High Court
Decided On
Case NumberWrit Petition No. 2115 of 1980
Judge
Reported in1983LC2049(AP)
AppellantPoddar Projects Ltd.
RespondentThe Assistant Collector, Central Excise Iii Division And; the Superintendent of Central Excise
DispositionPetition dismissed
Excerpt:
ce and salt act, 1944, section 3 - t/i 26, ce rules 192 to 196; notfn. no. 16/79-ce dt. 20.1.79 constitution of india, article 226 - .....writ, direction, order or orders and direct the respondents to act according to law laid down in central excise notification no. 16/79 dated 20.1.79 and restrain from collecting excise duty on skull scrap, runners and raisers arising out of the manufacture of steel ingots through the aid of electric furnace in the petitioner industry.2. this petition coming on wednesday, the 21st day of january 1981, and thursday, the 22nd day of january 1981, and this day on for hearing upon perusing the petition and the affidavit therein, and the writ and rule nisi directed by the order of the high court, dated 13.5.80 and made herein and the records submitted in pursuance thereof, and the counter affidavit filed herein and upon hearing the arguments of mr. v. jagannadha rao. advocate for the.....
Judgment:
ORDER

Raghuvir, J.

1. Petition under Article 226 of the Constitution of India praying that in the circumstances stated in the affidavit filed herein, the High Court will be pleased to issue a writ of Mandamus or any other appropriate writ, direction, order or orders and direct the respondents to act according to law laid down in Central Excise Notification No. 16/79 dated 20.1.79 and restrain from collecting excise duty on skull scrap, runners and raisers arising out of the manufacture of Steel ingots through the aid of electric furnace in the petitioner industry.

2. This petition coming on Wednesday, the 21st day of January 1981, and Thursday, the 22nd day of January 1981, and this day on for hearing upon perusing the petition and the affidavit therein, and the writ and Rule Nisi directed by the order of the High Court, dated 13.5.80 and made herein and the records submitted in pursuance thereof, and the counter affidavit filed herein and upon hearing the arguments of Mr. V. Jagannadha Rao. Advocate for the Petitioner and of Mr. K. Subrahmanya Reddy, Standing Counsel for the Central Government on behalf of the respondents, the Court made the following:


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