6 NUMBER SCENTED TOBACCO COMPANY Vs. CCE, SALEM
LAWS(CE)-2015-3-2
CUSTOMS EXCISE AND GOLD(CONTROL) APPELLATE TRIBUNAL
Decided on March 05,2015

Appellant
VERSUS
Respondents

JUDGEMENT

D.N. Panda, Member (J) - (1.)NONE present for appellant. There is an application to decide both stay application and appeal on merit.
(2.)HEARD Revenue.
Record reveals that there was detection of excess stock of branded chewing tobacco. At the time of investigation by the investigating authority that remained undisputed. Learned adjudicating authority has recorded the reason why such excess stock was confiscable. The appellant explained that the goods were entered in RG -I Register maintained upto 5.9.2011 but that could not be updated in view of absence of the concerned partner and a staff.

(3.)IN the grounds of appeal in para 5 appellant has stated that its accounts were written upto 31.8.2011 and not updated from 1.9.2011 to 5.9.2011 while date of visit by the investigating authority were 6.9.2011.
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