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Foreign Trade (Regulation) Rules, 1993


10. Cancellation of a licence

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

a.     the licence has been obtained by fraud, suppression of facts or misrepresentation; or

b.    (b the licensee has committed a breach of any of the conditions of the licence; or

c.     the licensee has tampered with the licence 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 (Regulation) Rules, 1993 Back




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