COMMISSIONER OF CENTRAL EXCISE Vs. M/S DRISH SHOES LTD.
LAWS(SC)-2016-7-158
SUPREME COURT OF INDIA
Decided on July 12,2016

COMMISSIONER OF CENTRAL EXCISE Appellant
VERSUS
M/S Drish Shoes Ltd. Respondents

JUDGEMENT

A.K.SIKRI,J. - (1.) . - We find that the issue raised in this appeal is squarely covered by the judgment of the High Court of Judicature at Bombay in 'Union of India v. Sharp Menthol India Ltd.' [2011 (270) ELT 212] which has been approved by this Court vide orders dated 04.04.2012.
(2.) The instant appeal is, accordingly, dismissed.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.