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License

S.No

Citation

Name of the Party

Subject Heading

1

2013 (3) ECS (3 ) (Guj-HC)(182 KB)

Laxmi Marine

In view of major discrepancy in the registered stock and the physical stock found by the customs authorities, the competent authority had every right to suspend the licence of the petitioner in terms of Section 58 (3) of the Act

2

2012 (1) ECS (81) (Tri-Che)(184 KB)   

M/s. AD Jayaveerapandia Nadar & Bros

No appeal lies against an order rejecting an application for renewal of CHA License. Only adjudication orders are appealable before CESTAT and not administrative order

3

2013(4) ECS (174) (Tri-Mum)(1.371 MB)

M/s. J M Tex (P) Ltd.

Customs (Advance Licence): The forgery is antithesis to legality and law cannot afford to validate a forgery.

1

2014 ECS (213) (Tri-Delhi)(188 KB)

M/s Prathamesh Shipping Pvt. Ltd

The Orders passed by the Commissioner of Customs under Regulation Rules are not maintable before the Tribunal by way of filling appeal.