L.G. ELECTRONICS INDIA PVT. LTD. Vs. ASSISTANT COMMISSIONER OF CUSTOMS
LAWS(MAD)-2020-1-353
HIGH COURT OF MADRAS
Decided on January 21,2020

L.G. Electronics India Pvt. Ltd. Appellant
VERSUS
ASSISTANT COMMISSIONER OF CUSTOMS Respondents

JUDGEMENT

- (1.) Heard the learned counsel for the petitioner and the respondent.
(2.) In these Writ petitions, the petitioner has challenged the impugned orders both dated 14.08.2012 in Order-in-Original Nos.19290 & 19289 of 2012.
(3.) The petitioner had imported the goods and claimed refund of Special Additional Duty of Customs paid under Section 3(5) of the Customs Tariff Act, 1975 in terms of Notification No.102/2007-Cus dated 14.09.2007.;


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