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Foreign Trade (Development and Regulation) Act,1992

(Act no. 22 of 1992)

Contents       

Sections

Particulars

 

Preamble

Chapter I

Preliminary

1

Short Title and Commencement

2

Definitions

Chapter II

Power of Central Government to make orders and announce export and import policy

3

Powers to make provisions relating to imports and exports

Chapter III

Importer exporter code number and license

4

Importer exporter code Number

5

Suspension and cancellation of Importer Exporter Code Number

6

Issue, Suspension and cancellation of license

Chapter IV

Search, Seizure, Penalty and Confiscation

7

Power relating to search and seizure

8

Contravention of provisions of this Act, rules, orders and export and import policy

9

Penalty or confiscation not to interfere with other punishment

10

Adjudicating Authority

11

Giving of opportunity to the owner of the goods etc.

Chapter V

Appeal and Revision

12

Appeal

13

Revision

14

Powers of Adjudicating and other Authorities

Chapter VI

Miscellaneous

15

Protection of action taken in good faith

16

Power to make rules

17

Repeal and Saving

Rules          

1

Short title and Commencement

2

Definitions

3

Grant of special license

4

Application for grant of licenses

5

Fee

6

Conditions of license

7

Refusal of license

8

Amendment of license

9

Suspension of a license

10

Cancellation of the license

11

Declaration as to value and quality of imported goods

12

Declaration as to importer exporter code number

13

Utilization of imported goods

14

Prohibition regarding making, signing of any declaration, statement or documents

15

Power to enter premises and inspect, search and seize goods, documents, things and conveyances

16

Settlement

17

Confiscation and redemption

18

Confiscation of conveyance

Schedule

Scale of fee

The Foreign Trande (Exemption from Application of Rules in Certain Cases) Order, 1993

1

Short title and commencement

2

Definitions

3

Exemption from the application of rules



Bare Acts Back




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