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

Foreign Trade (Regulation) Rules, 1993


2. Definitions

In these rules, unless the context otherwise requires,-

a.     Act, means the Foreign Trade (Development and Regulation) Act, 1992 (22 of 1992)

b.    charitable purpose includes relief of the poor, education, medical relief, and the advancement of any other object of general public utility;

c.     importer or exporter, means a person who imports or exports goods and holds a valid Importer-Exporter Code Number granted under section 7;

d.    licensing authority, means an authority authorised by the Director-General under sub-section (2) of section 9 to grant or renew a licence under these rules;

e.     policy means the export and import policy formulated and announced by the Central Government under section 5;

f.     Schedule, means a Schedule appended to these rules;

g.    section, means a section of the Act;

h.     special licence, means a licence granted under sub-section (2) of section 8;

i.      value has the meaning assigned to it in clause (41) of section 2 of the Customs Act, 1962 (52 of 1962)

j.      words and expressions used in these rules and not defined, but defined in the Act shall have the meanings respectively assigned to them in the Act.



Foreign Trade (Regulation) Rules, 1993 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