COMMR.OF C.E.CUSTOMS & SER TAX Vs. M/S FEDERAL BANK LIMITED
LAWS(SC)-2016-2-176
SUPREME COURT OF INDIA
Decided on February 18,2016

Commr.Of C.E.Customs And Ser Tax Appellant
VERSUS
M/S Federal Bank Limited Respondents

JUDGEMENT

- (1.) Leave granted in SLP.
(2.) Heard Mr. K. Radhakrishnan, learned senior counsel for the appellant and Mr. M.P. Vinod, Mr. Kunal Verma and Mr. M.P. Devanath, learned counsel for the respondents.
(3.) In the lead matter, i.e., Civil Appeal No.7053 of 2011, the appellant is aggrieved by the judgment and order dated 27.07.2009 passed by the High Court of Kerala at Ernakulam in Central Excise Appeal No.13/2009 whereby the appeal has been dismissed. The other connected matters have also been decided on the basis of ratio laid down in the aforesaid judgment under appeal.;


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