AMIT SHARMA Vs. COMMISSIONER OF CENTRAL EXCISE, RAIPUR
LAWS(CE)-2015-5-31
CUSTOMS EXCISE AND GOLD(CONTROL) APPELLATE TRIBUNAL
Decided on May 11,2015

AMIT SHARMA Appellant
VERSUS
Commissioner Of Central Excise, Raipur Respondents

JUDGEMENT

R.K.SINGH, MEMBER (T) - (1.)THESE stay applications and appeals have been filed against the impugned orders -in -appeal Nos. 69, 70, 71, 72 & 73 (ST)/RPR -1/2013, dated 3 -4 -2013 in terms of which the appellants' appeals before the Commissioner (Appeals) were rejected taking recourse to Rule 5 of Central Excise (Appeals) Rules 2001 on the ground that the adjudicating authority did not have an opportunity to examine the grounds which were before him, i.e., Commissioner (Appeals). We have perused the case records. We find that the 1st ground which was taken by the appellants before the Commissioner (Appeals) was that they did not receive any show cause notice or notice of hearing and the orders -in -original were passed without serving any show cause notice or notice of hearing. They also contended that they were not providing any cargo handling service under which the impugned demands were confirmed and said that they were only providing manpower and many of them have deposited service tax under manpower recruitment or supply service which had duly been appropriated in the respective orders -in -original. We find that the Commissioner (Appeals) has not dealt with these pleas of the appellants at all and has only observed that the appellants did not submit any reply to the show cause notice. Further, we find from the discussion/finding portion of the orders -in -original that there is no analysis whatsoever as to how the service rendered by the appellants fell under the category of cargo handling service. The discussion/findings portion of a typical order -in -original is reproduced below to demonstrate this fact:
(2.)I have carefully gone through the case file, allegation made in the Show Cause Notice, facts available on records and provisions of law having bearing on the issue. I find that the basic issue to be decided before me is whether the Service Tax amounting to Rs. 1,39,325/ - + Education Cess of Rs. 2,787/ - total Rs. 1,42,112/ - should be recovered from the party under the head of "Cargo Handling Agency's Service" or otherwise.
I find that the party had provided "Cargo Handling Agency's Service" to their clients and had received payment against the taxable service provided by them.

The party did not bother to obtained registration neither paid service tax nor did they file ST -3 return thereby violated the provisions of Section 68, 69 and 70 of the Finance Act, 1994. They did not submit their reply to show cause notice neither appeared for personal hearing on the given dates and time.

All persons/assessees engaged in providing taxable service as defined under Section 65 of Chapter -V of the Finance Act, 1994 are required to get registered themselves and required to assess their taxable value, i.e., the value of service provided themselves to be declared in their ST -3 Returns filed under Section 70. I find that the party did not bother to abide by the laws, and willfully suppressed their activity intentionally, by not obtaining registration and not paying service tax.

In view of the above, I am of opinion that extended period of five years as provided under the proviso to Section 73 of the Act is invokable in the case. In addition to this they are also liable to pay interest in terms of Section 75 of the Act. They are also liable for penalty under Sections 76, 77 and 78 of the Act.

It is evident from the aforesaid typical discussion/finding portion of the orders -in -original that the Adjudicating Authority did not even devote a single sentence to analyse the service rendered by the appellant with a view to arriving at a finding that the said service fell under the category of cargo handling service. Thus, we find the orders -in -original non -speaking, that apart, the appellants' contention that they had not received any show cause notice has also not been dealt within is the impugned order -in -appeal and if true, the orders -in -original/the impugned orders -in -appeal would be liable to be set -aside as having been issued in violation of the principles of natural Justice. In the light of the above discussion, we waive the requirement of pre -deposit and remand the cases to the primary adjudicating authority for de -novo adjudication after complying with the principles of natural Justice which would include service of the show cause notices on the appellants, if the same had not been served and providing them an opportunity of being heard. The stay applications and appeals are disposed of on these terms.

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