GREEN VALLIEY INDUSTRIES Vs. UNION OF INDIA
LAWS(MEGH)-2020-11-6
HIGH COURT OF MEGHALAYA
Decided on November 09,2020

Green Valliey Industries Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

Ranjit More, j. - (1.) Heard Mr. K. Paul, learned counsel for the petitioner and Mr. N. Mozika learned Senior counsel for the respondents.
(2.) The petitioner by filing this petition under Article 226 of the Constitution of India seeks to challenge the inaction on the part of the respondents to decide upon their Representations/Applications dated 17- 10-2019 and 17-02-2020.
(3.) It is the case of the petitioner that it procured various capital goods on various concessional duty under cover EPCG Licenses against a condition that it would export 8 times the duty saved. However, due to various commercial difficulties, the petitioner could not fulfil the entire export obligation and hence, earlier filed applications before the EPCG Committee for granting various reliefs in fulfilment of export obligation. It is also the case of the petitioner that EPCG Committee on 30-08-2019 rejected the petitioner's application for various reliefs. It is the specific case of the petitioner that EPCG Committee did not discuss or provide any findings with respect to the relief of various obligation to the extent of 25 per cent as extended to all units located in the North-East vide insertion of Para 5.12 in the Foreign Trade Policy in 2009-2014.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.