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Condonation of Delay

S.No

Citation

Name of the Party

Subject Heading

1

2014 (1) ECS (228) (Tri-Del)(201 KB)

Harsh Anil Vasant

Merely stating that the appellant received the impugned order late for reasons attributable to him, he is not absolved of his obligation to adhere to the limitation

2

2014 (3) ECS (241) (Tri - Mum)(377 KB)

Nirmal Kumar Rathi

The appellant imported goods and paid customs duty on the under- declared value received through normal banking channels. Differential amount was sent to the supplier through hawala or telegraph transfer, etc.