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Foreign Trade (Development and Regulation) Act, 1992


10. Cancellation of the license.

The Director General or the licensing authority may, by an order in writing, cancel any license granted under these rules, if

(a) The license has been obtained by fraud , suppression of facts or misrepresentation; or

(b) The licensee has committed a breach of any of the conditions of the licensee; or

(c) The licensee has tampered with the license in any manner; or

(d) The licensee has contravened any law relating to customs or foreign exchange or the rules and regulations relating thereto.



Foreign Trade (Development and Regulation) Act, 1992 Back




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