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Abatement

ECS subject-wise list of Central Excise cases

S No

Citation

Name of the Party

Subject Heading

1

2013 (4) ECS (60 ) (Tri-Del)(204KB)

M/s D.S.M. Sugar

Since no application for continuance of the proceedings received from the official liquidator in accordance with the Rule 22 of the CESTAT Procedure Rules, appeal treated as abated.