DRM TECHNOLOGY PVT. LTD. AND ORS. Vs. UNION OF INDIA AND ORS.
LAWS(GJH)-2016-1-206
HIGH COURT OF GUJARAT
Decided on January 07,2016

Drm Technology Pvt. Ltd. And Ors. Appellant
VERSUS
Union of India And Ors. Respondents

JUDGEMENT

Akil Abdul Hamid Kureshi, J. - (1.) Leave to amend.
(2.) Heard learned advocates for the parties for final disposal of the petition.
(3.) Petitioners have challenged an order dated 26.11.2015 under which the Deputy Commissioner of Central Excise, Bharuch canceled the central excise registration of the petitioner. Operative portion of the order reads as under: "The Central Excise Registration bearing No. AADCD7976JEM002, issued online through ACES, is hereby cancelled/revoked/suspended under the provisions of Sec. 6 of Central Excise Act, 1944 read with Rule 9 of Central Excise Rules, 2002 and Sub Para 3.2 of Para 3 of Chapter 2 of CBEC's Central Excise Manual of Supplementary Instructions 2005".;


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