GUJARAT STATE FERTILIZERS AND CHEMICALS LTD Vs. CENTURY PLYBOARDS (I) LTD
LAWS(GAU)-2018-6-98
HIGH COURT OF GAUHATI
Decided on June 15,2018

Gujarat State Fertilizers And Chemicals Ltd Appellant
VERSUS
Century Plyboards (I) Ltd Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. AK Roy, learned counsel for the applicant. Also heard Dr. A Saraf, learned Senior Counsel for the writ petitioner and Mr. B Sarma, learned Standing counsel for the Customs Department.
(2.) Wp(C) No.6768/2017 has been preferred by the writ petitioner assailing, amongst others, the Notifications dated 06.10.2017 and 28.01.2016 of the Central Government by which anti dumping duty had been imposed on the import of melamine.
(3.) By the Notification dated 28.01.2016, the Government of India in the Ministry of Finance, Department of Revenue in exercise of its powers under Section 9A of the Customs Tarriff Act, 1975 ( in short Act of 1975) had imposed an anti dumping duty @ 331.10 USD per metric tone in respect of imports of melamine made from Peoples' Republic of China, either as a country of origin or as a country of export. By the other Notification dated 06.10.2017 certain anti dumping duties were imposed on the import of melamine from certain countries other than from the Peoples' Republic of China.;


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