COMMISSIONER OF CENTRAL EXCISE PUNE Vs. CADBURY INDIA LTD
LAWS(SC)-2006-8-20
SUPREME COURT OF INDIA
Decided on August 01,2006

COMMISSIONER OF CENTRAL EXCISE, PUNE Appellant
VERSUS
CADBURY INDIA LTD. Respondents


Cited Judgements :-

AARAM PLASTICS (P) LTD. VS. COMMISSIONER OF CENTRAL EXCISE [LAWS(CE)-2014-5-50] [REFERRED TO]
ITC LTD. VS. COMMISSIONER OF CENTRAL EXCISE, CHENNAI-I [LAWS(CE)-2014-2-146] [REFERRED TO]
ULTRATECH CEMENT PVT. LTD. VS. COMMISSIONER OF C. EX., BHAVNAGAR [LAWS(CE)-2013-2-50] [REFERRED TO]
P.R. ROLLING MILLS PVT. LTD. VS. COMMISSIONER OF C. EX., TIRUPATHI [LAWS(CE)-2009-3-114] [REFERRED TO]
BRAKES INDIA LTD. VS. COMMISSIONER OF CENTRAL EXCISE [LAWS(CE)-2009-4-207] [REFERRED TO]


JUDGEMENT

Markandey Katju, J. - (1.)Civil Appeals Nos. 2947-2948/2001 have been filed against the impugned final order dated 28.9.2000 passed by the Customs, Excise and Gold (Control) Appellate Tribunal, West Regional Bench at Mumbai in Appeal No.E/1021, 1022/2000-MUN.
(2.)Heard learned counsel for the parties.
(3.)The question involved in these appeals is about the valuation of milk crumbs, refined milk chocolate and four other products manufactured by the respondent-M/s. Cadbury India Limited, in its factory at Induri, Pune and captively consumed in that factory and other factories of the respondent in the manufacture of chocolate. No part of these products are sold by the respondent.
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