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Special Economic Zones Act, 2005


6. Processing and non-processing areas

The areas falling within the Special Economic Zones may be demarcated by the Central Government or any authority specified by it as-

a.     the processing area for setting up Units for activities, being the manufacture of goods, or rendering services; or

b.    the area exclusively for trading or warehousing purposes; or

c.     the non-processing areas for activities other than those specified under clause (a) or clause (b).



Special Economic Zones Act, 2005 Back




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