EAST INDIA UDYOG LTD Vs. UNION OF INDIA & OTHERS
LAWS(UTN)-2013-9-81
HIGH COURT OF UTTARAKHAND
Decided on September 27,2013

EAST INDIA UDYOG LTD Appellant
VERSUS
UNION OF INDIA AND OTHERS Respondents

JUDGEMENT

- (1.) There was an interim order dated 20.09.2013 by which the petitioner was directed to deposit an amount of Rs. 15,00,000/- on or before 27.09.2013. The petitioner, however, has not deposited the money with the Central Excise Department. According to Mr. Prabhat Kumar, learned counsel for the petitioner this is due to the fact that the Assessee Code given in the impugned order dated 16.08.2013 was probably wrong and, therefore, he could not deposit the amount, though he had all intentions of doing so and he has a Demand Draft with him for the same amount in favour of the Central Excise Department.
(2.) Today, he has given a Demand Draft No. 000273 dated 26.09.2013 for a sum of Rs. 15,00,000/- (Rupees Fifteen Lakh only) to Mr. Shobhit Saharia, learned counsel for the Union of India in the Court. The photocopy of which shall be kept on record.
(3.) Apart from the said amount, the learned counsel for the petitioner further submits that the amount of Rs. 14,01,517/- has already been deposited as CENVAT with the Central Excise Department.;


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