COMMISSIONER OF CENTRAL EXCISE, MADRAS Vs. M/S ADDISON & CO. LTD.
LAWS(SC)-2016-8-45
SUPREME COURT OF INDIA (FROM: MADRAS)
Decided on August 29,2016

COMMISSIONER OF CENTRAL EXCISE, MADRAS Appellant
VERSUS
M/S Addison And Co. Ltd. Respondents

JUDGEMENT

- (1.) The above Appeals have been listed before us because of an order dated 16.07.2008, by which there was a reference to a Larger Bench in view of the importance of the questions involved.
(2.) Civil Appeal No. 7906 of 2002 arises from the judgment dated 23.11.2000 passed by the Madras High Court in R.C. No. 01 of 1999. Civil Appeal No. 14689 of 2015 was filed by the Revenue against the judgment dated 26.11.2014 in Central Excise Appeal No. 21 of 2009. Special Leave Petition (C) Nos. 18426 of 2015, 18423 of 2015, 18425 of 2015, 23722 of 2015, 12282 of 2016, 16142 of 2016 and 16141 of 2016 are filed against the judgment of the Andhra Pradesh High Court in Central Excise Appeal Nos. 21 of 2005, 9 of 2005, 51 of 2004, 10 of 2005, 44 of 2004, 38 of 2004 and 18 of 2005 respectively.
(3.) Civil Appeal No. 8488 of 2009 is filed against the judgment dated 20.08.2008 passed by the Bombay High Court in Central Excise Appeal No. 100 of 2008 and Special Leave Petition (C) No. 25055 of 2009 is filed by the Union of India against the judgment dated 26.11.2008 of the High Court of Rajasthan at Jodhpur in D.B. Central Excise Appeal No. 34 of 2007.;


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