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Zone : Kerala

Details of notices issued under section 142 of customs act 1962 after 1 - 4 - 2003

Sr. No. Name & address of the Defaulter Name & address of Proprietor/partners/Directors (if any) I.E.Code / PAN No / Registration No. Section 142 (Notice No. and Date of Issue) Details of Arrear outstanding against the defaulters i.e. Duty, penalty, R.F. etc. Nature of offence (Gist of the case, not more than 2-3 lines) Whether unit still functional? Whether assets identified? Recovery action initiated/till date Remarks
  COMMISSIONERATE  : CALICUT                  
  DIVISION :  CALICUT                  
1 M/s  Elmech Capacitors  M/s Elmech Capacitors Unregistered unit (Factory closed) 3/02-03 dt. 13.3.04 563906 Manuf.of Power Capacitors of C.Ex. licence Yes Yes 21.1.04 Total amounts realisaed
2 M/s Kerala Soaps & Oils Ltd., Kerala M/s Kerala Soaps & Oils Ltd., Kerala, Calicut, Kerala
 
Reg.No.24/KKDI/92 2/01-02 dt.7.1.02 on 24.4.03 129453 Ineligible availment of CENVAT Credit oand finalisation of Provisional assessment No Yes 8.1.2004 Party preferred an appeal before Commr.(A). vide appeal No.51 to 53/2001 dt.6.2.2001, Commr.(A) ordered for denova adjudication.  Rsw.133730/- recovered and balance of Rs.129453/- to be realised
3 M/s Kerala Soaps & Oils Ltd., Kerala M/s Kerala Soaps & Oils Ltd., Kerala
 
Reg.No.24/KKDI/92 2/02-03 dt.7.3.03 on 24.4.03 352166 Wrong availment of rebate as per the RT12 return.  Assessment pertaining to the period 78-79 No Yes 8.1.2004 Party preferred an appeal before Commr.(A). vide appeal No.51 to 53/2001 dt.6.2.2001, Commr.(A) ordered for denova adjudication.  Rsw.133730/- recovered and balance of Rs.129453/- to be realised
4 M/s West India Steel Co.Calicut., Cheruvannur M/s West India Steel Co.Calicut., Cheruvannur
 
Reg.No.45/KKD II/94 1/02-03 dt.20.2.03 on 23.5.03 2865064 Duty on CTD Bars due to availing of inadmissible exemption and availaiong ineligible Modvant cred Yes Yes 24.3.3004 Rs.2651317/- realised as pre-deposit.  The balance of Rs.213747/- to be realised 
5 SILK Beypore, Calicut SILK Beypore, Calicut
 
Reg.No.AAECS2705FXM005 1/03-04dt.24.6.03 on 25.7.03 231605 Modvant dispute No Yes   The unit is a Govt. of Kerala undertaking and have no business ofor last two years 
6 Saroj Steel Re-rolling Mills, Chelari Saroj Steel Re-rolling Mills, Chelari 35/RKA/95CH72 2/03-04 DT.18.11.03 ON 16.3.04 913380 Clerance w/o payment of oduty.  Factory closed Yes Yes   Property under custody of SILK, Beypore
                     
                     
  DIVISION :  PALAKKAD - I                    
7 M/s Saxon Castings (P) Ltd. Elappully, Palakkad (a)Shri K.Kunju Kaimal,
Chairman, Shri Vihar, Karumathara P.O, Enkakkad, Thrissur Dist.680589
(b)Shri M.Sasikumar, M.D, Sai Vishnu Nivas, Sri Sai 2nd Street, No.7/34 Pazhaniappa Nagar, Ramanathapuram, Coimbatore 641045
©Smt.Rekha S.Kumar, Director, Sai Vishnu Nivas, , Sri Sai 2nd Street, No.7/34 Pazhaniappa Nagar, Ramanathapuram, Coimbatore
d) Shri Nandakumar, Director, Sri Vihar, Karumathara P.O, Enkakkad, Thrissur Dist.6805890
e) M.Narayanan Menon, Director, No.250, 6th Main, IV Cross, H.A.L 3RD Stage Bangalore560075
Reg.No.3/RII/PGT/97 No.1/03 dt.20.10.2003 Duty Rs.1,16,082/- penalty Rs.10,000/-; interest to be calculated at the appropriate rate till the date of payment Non payment of Cex. duty on Steel Castings falling under CETH 7325 and other Castings without payment of duty during the period December 2000 to March 2001  The Company stopped production during March 2001 and remains closed  Enquiries made with the revenue authorities has reveled that the Chairman and the Managing Director Shri Kunju Kaimal does not posses any property Because of the persistent and hard effect made by this office finally AC, Trichur Dvn. Could get a Certificate of non possession of any property from the Enkakkad group Village office, Trichur District  Mr.Nandakumar, Director has informed that he is given temporary powers of M,D and he promised to settle the arrears with in one year in his letter dt. Nil received on 18.02.04)addressed to Commissioner
 
 
 
 
 
  DIVISION : KANNUR                   
8 M/s Hindustan Engineering Thottada,Kannur
 
shri.p.v.narayanan,Partner and P.V.Devraj,Partner.
Thazhe Chovva,
Thangaikunnu,
Kannur. 1
AABFH3828CXM001 Notice (No.7)for attachment  dated 23.3.2004 has already been issued Rs .77,915/-          (Rs. 54,905  as duty and Rs. 23010 as penalty + appropriate interest.) Non payment of Duty No Yes Sale and realization of due amount is yet to be initiated.  
9 M/sAssambrook Ltd
Tallapoosa & Charakkara,Wynad Dt.
 
Shri. A.K.Majumdar
HR Deptt.
M/s Assam brook Ltd
1,Shakespear Sarani
KOLKATA-700 001
AACCA4606MXM004 Attachment order(Notice No.9) Dated 21.6.04 has already issued Rs. 19,54,389/-(Rs.8,92,323 as Duty and balance as interest) Estate closed down due to Labour unrest(E.R.1 has submitted) No. Yes Recovery action through sale/auction of property yet tobe initiated.(Management changes in card)  
10 M/s Stamina Steel Industries
Cherukunnu, Kannur
 
P. Jayarajan, M.D
Smt.K.Leena,Director
Ram Nivas,
Edakkepuram,
P.O.Cerukunnu,
Kannur
TEMPB9162MXM001 Appendix -II (Notice (No.11)for attachment) has been issued on 02.09.04 Rs. 1,11,160/-(Rs.40,326 as duty and balance as interest) Non payment of duty(Financial Corporation has attached  the institution due to liability. No Yes.
(No property to the name of MD and identified the property of Director.
Appendix-II (notice for attachment) has issued to the Director  
11 M/s West Coast Iron & Steel, Thottada, Kannur
 
Shri.C.P.Krishnadas, partner,`GREENS',
Kanathur Ward,
Kannur-1
AAAFW2059FXM001 Appendix-II (notice (No.10)for attachment) has issued on 2.9.04 Rs. 1,54,453/-(Rs.62,754  as duty and balance  is  interest) Differential amount of duty on finalisation of Prov. Assessment No Yes Procedure  already initiated  
                     
  COMMISSIONERATE  : TRIVANDRUM                  
  DIVISION :  TRIVANDRUM                  
12 Shri.Lawrence Joseph 13/805,Thoppil Bunglow, Kadaykulam, Vizhinjam, TVM Customs offence case - No I.E.Code 9.03.2004 Penalty Rs.50,000/- Penalty imposed on offence involved in customs case Individual No Notice issued under Sction1429(1)(c)(ii) of Customs Act. Efforts hav e been taken to identify the assets of the defaulters.
13 Janardhanan Iyer Sowbhagya, T.C.28/969,Sreekanteswaram, Fort.P.O, TVM Customs offence case - No I.E.Code 9.03.2004 Penalty Rs.5,00,000/- do do No do do
14 Benny Johnson Solomon ASCOT, Near Vandana College,Thennurkonam, Kottappuram,P.O., Vizhinjam, TVM Customs offence case - No I.E.Code 9.03.2004 Penalty Rs.1,50,000/- do do No do do
15 Flamin  S/o.Late Jaseeth & Lilly, Harijan Colony, Mukola, Venganoor.P.O., TVM Customs offence case - No I.E.Code 9.03.2004 Penalty Rs.75,000/- do do No do do
16 Angel J. Solomon ASCOT, Near Vandana College,Thennurkonam, Kottappuram,P.O., Vizhinjam, TVM Customs offence case - No I.E.Code 9.03.2004 Penalty Rs.1,50,000/- do do No do do
17 Sacharia Aliliyoose Thulavila Veedu, Kottapuram Colony, Vizhinjam, TVM Customs offence case - No I.E.Code 9.03.2004 Penalty Rs.1,50,000/- do do No do do
18 Victor Virgin Davidson Annai Illam, 13/90, Thennoorkonam, Kottappuram P.O., Vizhinjam, TVM Customs offence case - No I.E.Code 9.03.2004 Penalty Rs.75,000/- do do No do do
19 Rejukumar Titus T.C.45/118, Valiathura, TVM Customs offence case - No I.E.Code 9.03.2004 Penalty Rs.75,000/- do do No do do
20 G.Subramanian,  Sr. Station Assistant, Srilankan Airlines, Chatrapathy Sivji International Air[port, Mumbai Customs offence case - No I.E.Code 9.03.2004 Penalty Rs2,00,000/- do do No do do
21 Sudhakaran Dileep Kallukunnil Veedu, Panayara P.O., Pichakasseri, Varkala, TVM Customs offence case - No I.E.Code 9.03.2004 Penalty Rs20,000/- do do No do do
22 Jeromias Jpoeboy S/o Jeromias, Munduthara House, Mampally Anjengo.P.O., TVM Customs offence case - No I.E.Code 9.03.2004 Penalty Rs50,000/- do do No do do
23 Sudevan S/o.Sahadevan, Melaparakkonam Puthen House, Stanimoodu.P.O., Chenniyoor, Varkala Customs offence case - No I.E.Code 9.03.2004 Penalty Rs.5,000/- do do No do do
24 Shahul Hameed Saifudeen S/o. Shahul Hameed, Nizam Manzil, Kochuvazhanur, pulimath.(via), Nagaroor, TVM Customs offence case - No I.E.Code 9.03.2004 Penalty Rs2.5,000/- do do No do do
25 Abdulkhader Faisuldeen S/o. Abdul Khader, Shajo Manzil, Thazam, Chathannoor.P.O, Kollam Customs offence case - No I.E.Code 9.03.2004 Penalty Rs.6,000/- do do No do do
26 Surmuthu Achari Mohan,  Devi Bhavan, Vizhuinjam Street, Vizhinjam.P.o., TVM Customs offence case - No I.E.Code 9.03.2004 Penalty Rs.7,500/- do do No do do
27 S.M. Abdul Wafar Thedathiklala Puthenveedu, Mukunnam, Kadakkal, Kollam Customs offence case - No I.E.Code 18.03.2004 Penalty Rs.2,10,000/- Penalty imposed on offence involved in Customs cases Individual No do do
  COMMISSIONERATE  : COCHIN                  
  DIVISION :  KOTTAYAM                  
28 M/s. Indiana Panels, Tiruvanchoor, Kottayam Shri. Vargheese Mahew (M.D), Thekkedath House, Erayil Kadavu, Kottayam AAAFI5078CXM001 1/2003-2004 dated 14-10-2003 Duty Rs. 5.30 lakhs The party has defaulted payment of Central Excise duty during the period from October, 2001 to December, 2001.  Inspite of repeated instructions they have not paid up the arrears. Not functioning Yes Notice of attachment executetd Action in the disposal of property in progress
29 M/s.Tiger Rubbers, Manimala, Kottayam Shri. Augustine Thompson, Managing Partner, Poomangalath, Vazhoor Village, Kottayam AABFT0949GXM001 1/2004-05 dated 9-8-04 Duty Rs. 0.12 lakhs  Penalty 0.82 lakhs  Manufacturer of Rubber products falling under Ch. 40 of the Central Excise Tariff.   Department booked a case and was adjudicated by AC, Kottayam Division.  In Appeal an amount of Rs. 80,459/- duty and penalty of Rs. 77109/- under  Sec. 11A C and Rs. 5000/- under  Sec.173 Q was confirmed.  Party paid Rs. 68,000/-  Not functioning Yes Notice of attachment executetd Action in the disposal of property in progress
30 M/s. Ram Bahadur Thakur Ltd.,Vandiperiyar Managing Director, M/s. RBT Ltd., Kochi AABCR2996LXM007 2/2004-2005 dated 12-08-2004 Duty Rs. 1.76  The partyis having two units at Vandiperiyar.  They have defaulted fortnightly payment during May, 2002 to June, 2002 Not functioning Yes Action for recovery is in progress  
                     
                   
                   
ZONE : KERALA                
COMMISSIONERATE : TRIVANDRUM                
DIVISIONS : KOLLAM                
  DETAILS OF NOTICES ISSUED UNDER SECTION 142 OF CUSTOMS ACT 1962   BEFORE  1 - 4 2003
                   
Sr No. Name & address of the Defaulter Name & address of Proprietor/partners/Directors (if any) I.E.Code / PAN No / Registration No. Section 142 (Notice No. and Date of Issue) Details of Arrear outstanding against the defaulters i.e. Duty, penalty, R.F. etc. Nature of offence (Gist of the case, not more than 2-3 lines) Whether unit still functional? Whether assets identified? Recovery action initiated/till date Remarks
1 M/s. Punalur Paper Mills Ltd.,Punalur, Reg. Office:M/s. Punalur Paper Mills,  Dalmia House, 10th Floor, 13, Nellie Sengupta Saxane, Calcutta-700 087 Directors  S/Shri. 1.Kunal Dalmia,     2.Suresh Kumar Dalmia               3. L. N. Dalmia Licence No. L4 No.1/paper/1960 IR No.1279 dt.7.11.2000issued by Asst. Commr(CPO, Kolkatta commissiionerate. Duty   - Rs.9.15Crores- Penalty  - Rs.0.28 Crores-  Interest - Rs.9.26 Crores(upto8/2000) Suppression of production by fraudulently availing exemption notfns.no.47/83 and 26/84 as amended. Fraudulent availment of Exemption Notfns no.138/86,26/84,138,139/86. Erroneous availment of exemptionNotfns.163/67,72/76 and 43/83 as amended. Not working since 1985 Yes No, since the property of the company has been placed under the court receiver by the Bombay High Court, the court ordered that the Commissioner, Central Excise could not have ordered the confiscation of the company property without the leave of the court.  Appeal filed by the Department against that decision was dismissed by judgement dated 19.09.89 The D.C., Kollam initiated recovery under S.142(1)c(ii) of Customs Act, 1962, prepared a certificate and forwarded the same to the Commissioner, Kolkuta Commissionerate.  On receipt of the same, the Asst. Commr. of Central  Excise(CPO), Kolkata commissionerate issued a notice of demand to defaulter(appendix-II)  under section 142(I)c(ii) of Customs Act,1962, IR No.1279 dt.7.11.2000 to M/s.Punalur Paper Mills, Dalmia House, 10th floor,13,Nellie, Sengupta Sarani, Kolkata-700 087.  Aggrieved by this action, M/s. Punalur Paper Mills filed a writ petition WP-- of 2000 before the Hon"ble High Court of Kolkata.  Presently the case is pending with the Hon"ble high Court of Kolkata.    
                   
COMMISSIONERATE : CALICUT                
DIVISION : PALAKKAD - II                
                   
DETAILS OF CASES WHERE CERTIFICATE UNDER SECTION 142 HAVE BEEN ISSUED PRIOR TO 01-04-2003 (ARREARS OVER & ABOVE RS. 1 CRORES)    
                   
1 M/s. MARVEL   
INDUSTRIES,
MOONGILMADA
PALAKKAD DT
1)  V.Balakrishnan
S/o TC Vadivel
Chettiar
RVP Pudur Road
Kozhinjampa
Chittur Taluk
 
Reg.No.1/33/CTR/92 10/2000 dt
20.11.2000
Rs.50,74,672.00
Proportionate
uty + penalty)
Manufacture
& Clearance
of sandalwood
oil without pay-
-ment of duty.
Case registered
on the basis of the
ST assessment
Order.
    No recovery action taken since
on movable/immovable property
available
Unit auctioned by revenue authorities
towards the realisation of Sale Tax Arrears
    2)K.P.Mohammedali,S/o Moosa Haji
Kulukampara House
Thenkara P.O.
Mannarkad.
  12/2000 DT. 20-11-2000 Rs.30,44,803.00
Proportionate
uty + penalty)
        -do-         -do-         -do-         -do-         -do-
    3)R.Kanagaraj,
S/o Ramaswamy Chettiar
Kinarpallam
Velanthalavalam.p.o.
Chittur Taluk
  9/2000 DT. 20-11-2000 Rs.50,74,672.00
Proportionate
uty + penalty)
        -do-         -do-         -do-         -do-         -do-
    4)K.A.Samad,
S/o  Abdulla,
Kapoor House
Nellipuzha
Thenkara P.O  Mannarkad
  11/2000 DT. 20-11-2000 Rs.30,44,803.00
Proportionate
uty + penalty)
        -do-         -do-         -do-         -do-         -do-
    5)P.Mohammed
S/0 P.Kunhinnian,
Padinakara House
Karinganad,
Vilayur P.O
Palakkad (Dt)
  13/2000 DT. 20-11-2000 Rs.30,44,803.00
Proportionate
uty + penalty)
        -do-         -do-         -do-         -do-         -do-
    6)D.Subramanian
S/o Dhandapani Mudaliar
Door No. 27 Big Street,
Madukkarai, p.o.
COIMBATORE
  2/2000 DT. 20-11-2000 Rs.31,71,669 - Duty
Rs.31,71,669 -Penalty
        -do-         -do-         -do-         -do-         -do-
    7)T.Nandakumar,
S/o Kumaran Nair
Channamkara Methil
Thondayad P.O.
Kozhikode
  6/2000 DT. 20-11-2000 Rs.19,03,002 - Duty
Rs.19,03,002 - Penalty
        -do-         -do-         -do-         -do-         -do-
    8)    K.Abdullakutty
S/o Ali,
Oorakam,
Melmuri,
Karathode
Malappuram DT
  5/2000 DT. 20-11-2000 Rs 19,03,002/- Duty
Rs 19,03,002/- Penalty
        -do-         -do-         -do-         -do-         -do-
    9)K.K.Mohammed,
S/o Alavikutty,
Valappil House,
Oorakam, Melmuri,
Malapuram.
  15/2000 DT. 20-11-2000 Rs 30,44,803/-
( Proportionate duty + penalty)
        -do-         -do-         -do-         -do-         -do-
    10)K.K. Kunhimohammed,
S/o Moideen,
Kanjirakundu House,
P.O Mangod,
Cherplassery, Palakkad
  24/2000 DT. 28-04-2000 Rs 19,03,002/-- Duty
Rs 19,03,002/--penalty
        -do-         -do-         -do-         -do-         -do-
    11)K.Kunhikoya,
S/o Syed,
Konadam House,
Mannarkad, Palakkad.
  7/2000 DT. 28-04-2000 Rs 19,03,002/- -Duty
Rs 19,03,002/- Penalty
        -do-         -do-         -do-         -do-         -do-
    12)P. Chamy,
S/o Arumugham,
Aryankode P.O.,
Thenkara, Palakkad.
  3/2000 DT. 04-09-2000 Rs 19,03,002/- - Duty
Rs 19,03,002/-  - Penalty
        -do-         -do-         -do-         -do-         -do-
    13)C. Sathish Kumar,
S/o  A. Sankar,
Nirvruthi, Golf Link,
Malaparamba, Kozhikode.
  14/2000 DT. 20-11-2000 Rs 30,44,803/-
( Proportionate duty + Penalty)
        -do-         -do-         -do-         -do-         -do-