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Zone: Delhi

Commissionerate:
Air Cargo Expor

(Prior to 1.4.2003 more than Rs 1 cross cases)

( Figure in Lacs )

S.No. Name &
 address
of the
Defaulter
Name &
address
 of
Proprietor/
Partners/
Directors 
Section
 142
 Notice No.
and
Date
of Issue
Details
 of Arrear
out
standing
against
 the
defaulters
 i.e 
Nature of offence (Gist of the cases) Whether unit still functional? Whether assets identified? Recovery action initiated
 till date
Remarks
        Duty  R F Penalty          
1 M/s Premier
Vinyl
 Flooring
 Ltd.,
 C-2,
Commercial Centre, Safdarjung
Develo
pment
Area,
New
Delhi-110016
GS Subra
manian (Emp
loyee)
,
 B-42,
 Gujr
anwal Aptt, J-
 Block,
Vikas
 Puri,
 New
 Delhi-110018
C
 No VIII/12
/ACU/7
/DEEC
/Regn
/1315-
17/Qty-
III/97 
 Dated
9.10.
2001 
419.12 0 0 Non-
fulfillment of
 export obligation
 under
QBAL (Notif
ication
 No 80/95)
  Non
 Func
tional (referred to BIFR)
Written to BIFR quoting the SC order in Dena Bank V. Bhih
abhai Parekh case
that govt. revenue gets
precedence
over
 other debtors.
The unit
at Sikan
drabad (UP)  is lying
closed
and their case is
 with
BIFR vide case No. 204/98 dated 3.3.1999 
2 M/s
Dalmia
Frenius,
Plot
 No
25-26,NSEZ, Noida
Dr.
 Sanjay Dalmia, Chairman, 11ABC,
 Atma
 Ram
House
 1 Tolstoy
Marg,
 New
Delhi,
 Anurag Dalmia,
 Vice Chairman
10/30/1998 1114 0 0 Non-
fulfillment
 of
 export obligation 
Non
 Functional (referred
 to
BIFR)
No Notice issued on 30.10.98  

 

Commissionerate:
  I & G

Name & Address of the Defaulter

Name & address of Proprietor, Partners, Directors (if any)

Section 142 Notice  No and Date of Issue

Details of Arrears outstanding against the defaulters i.e. Duty, penalty, R.F. etc.

Nature of the offence (Gist of the case, not more than 2-3 lines)

Whether unit still functional?

Whether assets identified?

Recovery action initiated till date

Remarks

Sh. Baldhari Singh R/o Tilak Ram Colony, Pushpa Garden, Hajipur Gaziabad, U.P.

N.A.

1/2004

dt. 24.8.2004

Penalty of Rs. 15 Lac

Confiscation of goods imported illegally.

N.A.

No, the defaulter resides in other states.

Notice under Section 142(1) (b) issued.

Action for Section 142 (1) (c) will be initiated shortly.

Sh. Om Prakash Jaiswal R/o Sheohar Chawani, Amodh Market, Mehsol Chowk, Sitamarhi, Bihar.

N.A.

8/2004

dt. 24.8.2004

Penalty of Rs

25 Lac.

Confiscation of goods imported illegally.

N.A.

No, the defaulter resides in other states

Notice under Section 142(I) (b) issued

Action for Section 142 (1) (c) will be initiated shortly.

Sh. Jai Prakash Jaiswal R/o Sheohar Chawani, Amodh Market, Mehsol Chowk, Sitamarhi, Bihar.

N.A.

7/2004

dt. 24.8.2004

Penalty of Rs

25 Lac.

Confiscation of goods imported illegally.

N.A.

No, the defaulter resides in other states

Notice under Section 142(I) (b) issued

Action for Section 142 (1) (c) will be initiated shortly.

Vinay Kumar Choudhary R/o Exchange Road, Sitamarhi, Bihar.

N.A.

6/2004

dt. 24.8.2004

Penalty of Rs

15 Lac.

Confiscation of goods imported illegally.

N.A.

No, the defaulter resides in other states

Notice under Section 142(I) (b) issued

Action for Section 142 (1) (c) will be initiated shortly.

Sh. Santosh Kr.Choudhary R/o Shivhar Cantt. (Chawani), Sitamarhi, Bihar.

N.A.

5/2004

dt. 24.8.2004

Penalty of Rs

15 Lac.

Confiscation of goods imported illegally.

N.A.

No, the defaulter resides in other states

Notice under Section 142(I) (b) issued

Action for Section 142 (1) (c) will be initiated shortly.

Manoj Kr. @ Manoj Singh R/o Gaushala Chowk, Bairgania Railway Station, Distt. Sitamarhi, Bihar.

N.A.

4/2004

dt. 24.8.2004

Penalty of Rs

15 Lac.

Confiscation of goods imported illegally.

N.A.

No, the defaulter resides in other states

Notice under Section 142(I) (b) issued

Action for Section 142 (1) (c) will be initiated shortly.

Sh. Deep Lal, R/o Village-Asogi, P.S. Bairginia Distt. Sitamarhi, Bihar.

N.A.

3/2004

dt. 24.8.2004

Penalty of Rs

5 Lac.

Confiscation of goods imported illegally.

N.A.

No, the defaulter resides in other states

Notice under Section 142(I) (b) issued

Action for Section 142 (1) (c) will be initiated shortly.

Sh. Bhag Narain, R/o Village-Ganj, Thane Bairgania, Distt. Sitamarhi, Bihar.

N.A.

2/2004

dt. 24.8.2004

Penalty of Rs

5 Lac.

Confiscation of goods imported illegally.

N.A.

No, the defaulter resides in other states

Notice under Section 142(I) (b) issued

Action for Section 142 (1) (c) will be initiated shortly.