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Bonafide Belief

S No Citation Name of the Party Subject Heading

1

2014 (3) ECS (190) (Tri-Del)

M/s. Liberty Sales

There could not have been any confusion regarding the appellants being a commercial concern as they were clearly engaged in commercial activity. In these circumstances, when there was no ambiguity or confusion, the contention of bonafide belief advanced by the appellants is totally hollow and untenable.