CFS ASSN. OF INDIA Vs. UNION OF INDIA
LAWS(SC)-2016-8-144
SUPREME COURT OF INDIA
Decided on August 29,2016

Cfs Assn. Of India Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.) This Court passed the following Motion Bench order on 5-7-2016 : "Learned counsel for the petitioner has invited our attention to the report of the Technical Committee, constituted for making recommendations on the maintenance of minimum distance between hazardous cargo and general cargo, as well as, between hazardous cargo and administrative buildings in the customs area. It was pointed out by learned counsel for the petitioner, that while express recommendations have been made with reference to the distance between hazardous cargo and administrative buildings in the customs area, no concrete determination has been rendered with reference to the minimum distance required to be maintained between hazardous cargo and general cargo. Learned counsel for the respondent-Union of India states, that the aforesaid mistake has occurred on account of oversight, and that, a clarification will be recorded on the above aspect of the matter, by the Technical Committee, within four weeks from today. Let the clarification recorded by the Technical Committee be placed on the record of this Court within four weeks from today. Post thereafter."
(2.) On the last date of hearing i.e., on 22-6-2016, the learned Additional Solicitor General appearing on behalf of the Union of India was granted a week's time so as to enable him to obtain final instructions in the matter. Today the learned Additional Solicitor General has handed over to us, Circular No. 40/2016-Customs, dated 26-6-2016. Circular No. 40/2016-Customs, dated 26-6-2016 is taken on record and marked as Annexure A.
(3.) It is the submission of the learned Additional Solicitor General, that the above Circular No. 40, is the clarification sought by this Court, vide Motion Bench order dated 5-7-2016.;


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