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Special Economic Zones Act, 2005

Contents

 

Sections

Particulars

1

Preamble

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Establishment of Special Economic Zone

3

Procedure for making proposal to establish Special Economic Zone

4

Establishment of Special Economic Zone and approval and authorisation to operate it to, Developer

5

Guidelines for notifying Special Economic Zone

6

Processing and non-processing areas

7

Exemption from taxes, duties or cess

Chapter III

Constitution of Board of Approval

8

Constitution of Board of Approval

9

Duties, powers and functions of Board

10

Suspension of letter of approval and transfer of Special Economic Zone in certain cases

Chapter IV

Development Commissioner

11

Development Commissioner

12

Functions of Development Commissioner

Chapter V

Single Window Clearance

13

Constitution of Approval Committee

14

Powers and functions of Approval Committee

15

Setting up of Unit

16

Cancellation of letter of approval to entrepreneur

17

Setting up and operation of Offshore Banking Unit

18

Setting up of International Financial Services Centre

19

Single application form, return etc

20

Agency to inspect

21

Single enforcement officer or agency for notified offences

22

Investigation, inspection, search or seizure

23

Designated Courts to try suits and notified offences

24

Appeal to High Court

25

Offences by companies

Chapter VI

Special Fiscal Provisions for Special Economic Zones

26

Exemptions, drawbacks and concessions to every Developer and entrepreneur

27

Provisions of Income Tax Act, 1961 to apply with certain modification in relation to Developers and entrepreneurs

28

Duration of goods or services in Special Economic Zones

29

Transfer of ownership and removal of goods

30

Domestic clearance by Units

Chapter VII

Special Economic Zone Authority

31

Constitution of Authority

32

Officers of Authority and other staff

33

Special provision for transfer of officers or other employees to Authority

34

Functions of Authority

35

Grants and loans by Central Government

36

Constitution of Fund and its application

37

Accounts and audit

38

Directions by Central Government

39

Returns and reports

40

Power to supersede Authority

41

Members, officers and other employees of Authority to be public servants

Chapter VIII

Miscellaneous

42

Reference of dispute

43

Limitation

44

Applicability of provisions of this Act to existing Special Economic Zones

45

Person to whom a communication may be sent under this Act

46

Identity Card

47

Authorities responsible for administration

48

Protection of action taken in good faith

49

Power to modify provisions of this Act or other enactments in relation to Special Economic Zones

50

Power of State Government to grant exemption

51

Act to have overriding effect

52

Certain provisions not to apply

53

Special Economic Zones to be ports, airports, inland container depots, land stations, etc., in certain cases

54

Amendment to First Schedule

55

Power to make rules

56

Power to remove difficulties

57

Amendment of certain enactments

58

Savings

The Schedules

Schedules

 

The First Schedule

 

The Second Schedule

 

The Third Schedule



Bare Acts Back




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