VENKATESHWAR STRIPS (P) LTD. Vs. COMMISSIONER OF C. EX.
LAWS(CE)-2015-7-65
CUSTOMS EXCISE AND GOLD(CONTROL) APPELLATE TRIBUNAL
Decided on July 10,2015

Venkateshwar Strips (P) Ltd. Appellant
VERSUS
COMMISSIONER OF C. EX. Respondents




JUDGEMENT

ASHOK JINDAL, J. - (1.)The appellant is in appeal against the impugned order demanding interest and imposition of penalty on them. The facts of the case are that the show cause notice was issued to the appellant for demanding the duty of Rs. 11,50,792/ - + Rs. 6,14,667/ - and for disallowance of the Cenvat Credit of Rs. 12,57,438/ - during the period 13 -10 -1997 to 16 -2 -1998 and for confiscation of HR Strips on the ground that the appellant is manufacturer of HR Strips of non -alloys steel and MS tubes. HR Strips manufactured by them were notified under Sec. 3A of the Central Excise Act, 1944 w.e.f. 1 -8 -1997. The appellant in their strip mill Sec. manufactured HR Strip which were cleared by them for captively consumption and claim under Notification No. 67/95 -C.E., dated 16 -3 -1995 to their tube mill Sec. where those tubes were used for manufacture of tubes. The Revenue is of the view that appellant is not entitled for exemption under Notification 67/95, dated 16 -3 -1995 as amended by Notification No. 59/97 -C.E. Therefore, as appellant has not paid Central Excise duty on HR Strips. Therefore, they are liable to pay duty on HR Strips and duty on MS tubes and pipes of Rs. 11,50,792/ - which were cleared by irregularly utilizing Cenvat Credit account. The adjudication took place. Cenvat Credit was denied and duty demand was confirmed. Aggrieved from the said order appellant filed the appeal before this Tribunal and this Tribunal vide Final Order Nos. 413 -414/2005 -C, dated 8 -4 -2005 remanded matter back to the adjudicating authority observing that as per Notification 58/97 -C.E., dated 30 -8 -1997 the deemed credit of duty at the rate of 12% of the value of HR Strips is entitled for deemed credit to the manufacturer of tubes. Therefore, duty was sought to be re -determined and matter was remanded back to the adjudicating authority. In remand proceedings again duty paid by the appellant was adjusted wherein the appellant paid excess duty of Rs. 17,640/ - but demand of interest was confirmed and penalty equivalent to duty was also imposed. Aggrieved from the said order of demanding interest and imposition of penalty, the appellant is before us.
(2.)The ld. counsel for the appellant submits that as per Sec. 3A for the period 1997 -98 there was a duty demand of Rs. 9,20,000/ - and they are entitled for abatement for the period of closure of their factory to Rs. 2,52,600/ -. Therefore, the total duty payable by them was Rs. 6,67,400/ - and the Cenvat credit utilized for clearance of MS Tube was Rs. 6,31,036/ - making a total demand of Rs. 12,98,426/ - but in direction of the order of this Tribunal the appellant were entitled to take deemed credit of Rs. 7,09,817/ - and they have paid a duty to Rs. 6,06,249/ -. Therefore, they have paid the excess duty of Rs. 17,640/ -. When these facts are on record the demand of interest and imposition of penalty is not sustainable. To support his contention he relied on the decision of Hans Steel Rolling Mills v/s. CCE, Chandigarh -, 2011 (265) E.L.T. 321 (S.C.) to say that time limit prescribed under Sec. HA of the Act is not applicable. He also submits that in the case of Shiv Surendra Steel Rolling Engg. Mills v/s. CCE, Ludhiana - : 2014 (303) E.L.T. 559 (Tri. -Del.) has held that the provisions of Rule 97ZP of Central Excise Rules, 1944 were omitted without saving clause. Therefore, for the period show cause notices were prior to 1 -3 -2001 and adjudication took place thereafter is not sustainable. Relying on the decision of Krishna Processors v/s. UOI - : 2012 (280) E.L.T. 186 (Guj.).
(3.)On the other hand, ld. AR reiterated the findings of the impugned orders.
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