AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Custom Act, 1962


44. Chapter not to Apply to Baggage and Postal Articles.

The provisions of this Chapter shall not apply to

(a) baggage, and

(b) goods imported or to be exported by post. CLEARANCE OF IMPORTED GOODS



Custom Act, 1962 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys