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Custom Act, 1962


152. Delegation of Powers.

The Central Government may, by notification in the Official Gazette, direct that subject to such conditions, if any, as may be specified in the notification

(a) any power exercisable by the Board under this Act shall be exercisable also by Chief Commissioner of Customs or a Commissioner of Customs empowered in this behalf by the Central Government;

(b) any power exercisable by a Commissioner of Customs under this Act may be exercisable also by a Deputy Commissioner of Customs or an Assistant Commissioner of Customs empowered in this behalf by the Central Government;

(c) any power exercisable by a Deputy Commissioner of Customs under this Act may be exercisable also by an Assistant Commissioner of Customs empowered in this behalf by the Central Government;

(d) any power exercisable by an Assistant Commissioner of Customs under this Act may be exercisable also by a Gazetted Officer of Customs empowered in this behalf by the Board.



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