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Allahabad High Court
Commissioner Of Central Excise vs M/S Triveni Engineering & ... on 15 July, 2010
Court No. - 37

Case :- CENTRAL EXCISE APPEAL DEFECTIVE No. - 162 of 2008

Petitioner :- Commissioner Of Central Excise
Respondent :- M/S Triveni Engineering & Industries Ltd
Petitioner Counsel :- B.K. Singh Raghuvanshi,Subodh Kumar

Hon'ble Rajes Kumar,J.

Hon'ble Bharati Sapru,J.

Civil Misc. Withdrawal Application No. 193026 of 2010. The appellant does not want to press this appeal. The appeal is dismissed as withdrawn. Interim order, if any, stands vacated. 15.7.2010 OP Court No. - 37 Case :- CENTRAL EXCISE APPEAL DEFECTIVE No. - 162 of 2008 Petitioner :- Commissioner Of Central Excise Respondent :- M/S Triveni Engineering & Industries Ltd Petitioner Counsel :- B.K. Singh Raghuvanshi,Subodh Kumar Hon'ble Rajes Kumar,J.

Hon'ble Bharati Sapru,J.

The appeal is dismissed as withdrawn. For orders, see order of date passed on withdrawal application no. 193026 of 2010.

Order Date :- 15.7.2010 OP