COMMISSIONER OF CENTRAL EXCISE Vs. PUNJAB LAMINATES PVT LTD
LAWS(SC)-2006-8-74
SUPREME COURT OF INDIA
Decided on August 24,2006

COMMISSIONER OF CENTRAL EXCISE, CHANDIGARH Appellant
VERSUS
PUNJAB LAMINATES PVT. LTD. Respondents


Referred Judgements :-

DECENT LAMINATES PRIVATE LIMITED V. COLLECTOR OF CENTRAL EXCISE AND CUSTOMS [REFERRED TO]
COLLECTOR OF CENTRAL EXCISE HYDERABAD VS. BAKELITE HYLAM LIMITED [REFERRED TO]
PRIMELLA SANITARY PRODUCTS PVT LTD VS. COLLECTOR OF CENTRAL EXCISE [REFERRED TO]
PAHWA CHEMICALS PRIVATE LIMITED VS. COMMISSIONER OF CENTRAL EXCISE, DELHI [REFERRED TO]





JUDGEMENT

S. B. Sinha, J. - (1.)Leave granted.
(2.)Whether extended period of limitation envisaged under the proviso appended to Section 11A of the Central Excise Act, 1944 (for short "the Act") would apply to the facts and circumstances of the present case is the question involved in this appeal.
(3.)Before adverting to the said question, however, we may notice the basic fact of the matter which is not in dispute.


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