DHL LOGISTICS PVT. LTD. Vs. CC (AIR)
LAWS(CE)-2015-1-26
CUSTOMS EXCISE AND GOLD(CONTROL) APPELLATE TRIBUNAL
Decided on January 30,2015

Dhl Logistics Pvt. Ltd. Appellant
VERSUS
Cc (Air) Respondents

JUDGEMENT

R. Periasami, Member (T) - (1.)THE appellant filed this appeal against the impugned order dated 28.03.2014, against the imposition of penalty of Rs. 1,00,000/ - under Section 112(a) of the Customs Act, 1962.
(2.)After hearing both the sides, I find that the issue involved in this appeal is in a narrow compass and therefore, after disposing the stay application, I take up the appeal itself for hearing and disposal.
The brief facts of the case is that the appellant acted as a console agent for the cargo arrived at Chennai Airport having 2 consignments of pharmaceutical products pertaining to two importers i.e., M/s. Antoine & Beucouerel Organic Chemical Co., Chennai and M/s. Copper Busman, Chennai. The goods were detained by customs as there was no NOC for Drug Controller s Office. The adjudicating authority in the impugned order confiscated the goods and allowed for re -export on imposition of fine and also imposed penalties on the importers and others and also imposed penalty of Rs. 1,00,000/ - on the appellant under Section 112(a) of the Customs Act. The appellant filed the present appeal against the penalty.

(3.)HEARD both sides.
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