LEADER GAS AND PETROLEUM LTD Vs. STATE OF MAHARASHTRA AND OTHERS
LAWS(BOM)-2016-8-321
HIGH COURT OF BOMBAY
Decided on August 23,2016

Leader Gas And Petroleum Ltd Appellant
VERSUS
State of Maharashtra and Others Respondents

JUDGEMENT

- (1.) The Petitioner is the original Appellant in VAT Appeal No.236 of 2015.
(2.) An application was made for interim stay before the Joint Commissioner of Sales Tax (First Appellate Authority). That was made pending disposal of an Appeal against the assessment order. The First Appellate Authority fixed part payment of Rs. 1 Crore under the Maharashtra Value Added Tax Act, 2002 ( for short "MVAT Act") and deposit of Rs. 1 lakh under the Central Sales Tax Act, 1956 for staying the balance recovery.
(3.) Aggrieved and dissatisfied with such an order, the Petitioner/Appellant carried the matter to the Tribunal in the above Appeal.;


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