COLLECTOR OF CUSTOMS Vs. CENTURY AUTOMOBILES
LAWS(CE)-1991-7-16
CUSTOMS EXCISE AND GOLD(CONTROL) APPELLATE TRIBUNAL
Decided on July 29,1991

Appellant
VERSUS
Respondents

JUDGEMENT

HARISH CHANDER,VICE PRESIDENT - (1.) COLLECTOR of Customs, Bombay, has filed an appeal being aggrieved from the order passed by the Collector of Customs (Appeals) Bombay. Collector of Customs (Appeals) Bombay had disposed of three appeals by a common order. The original appeal was received in the Registry on the 16th day of October, 1984 and the supplementary appeals were received in the Registry on the 11th day of March, 1991 and both the appeals are supported with an application for condonation of delay.
(2.) SHRI S.K. Roy, learned SDR, has made a prayer for grant of condonation of delay on the ground that the appellant had bona fidely filed a single appeal, as soon as he discovered that two more appeals have to be filed, he filed the same and the original appeal was filed within the stipulated period.
(3.) SHRI L.P. Asthana, learned Advocate, who has appeared on behalf of the respondent, stated that in view of the submissions of the learned SDR, he has got no objection for condonation of delay. We have heard both the sides. The original appeal was filed within the limitation prescribed under the Act. Later on two more appeals were filed as soon as the appellant discovered that two more appeals have to be filed. The bona fide of the appellant should not be doubted. We are of the view that the appellant was prevented by sufficient cause in the late filing of the supplementary appeals. The delay in the filing of the appeals is condoned.;


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