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ECS Subject-wise List of Service Tax Cases
Condonation of Delay

S No

Citation

Name of the Party

Subject Heading

1

2014 (1) ECS (185) (Tri-Del)]

M/s Maa Vaishno Engineering Works

While there are no upper or lower limits which could be considered for condonation, in all cases what is important is that the application for condonation of delay must not reveal a casual or laconic approach to pursuing further remedies against an order one is aggrieved by.

2

2014 (2) ECS (106)

(HC - Allahabad)

M/s Mirzapur Electrical Industries

Registered post and speed post are same method of service - Object of sending by registered post is to keep record which is also served by sending article by speed post through the same agency.

2

2014 (4) ECS (170)

(Tri-Del)

M/s. Kaushal Construction Co.

For the purpose of condoning the delay, the length of delay is not relevant and what is relevant is the acceptability of the explanation for delay.