J.V. GOKAL AND CO. Vs. UNION OF INDIA
LAWS(BOM)-2017-1-230
HIGH COURT OF BOMBAY
Decided on January 23,2017

J.V. Gokal And Co. Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.) This appeal was admitted by this Court on the following substantial question of law : "Whether on the facts and in the circumstances of the case the Customs, Excise and Service Tax Appellate Tribunal was justified in holding that Serial No. 26 of Notification No. 42/96 dated July 23, 1996 is applicable only to the water treatment plant and cannot be applied to the ductile pipes ?"
(2.) After the order passed on 15th December, 2004, admitting the appeal, there are subsequent developments. We will note these developments later on.
(3.) The appeal impugns an order passed by the Customs, Excise and Service Tax Appellate Tribunal dated 10th September, 2004.;


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