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Foreign Exchange Management Act (FEMA)


Appeal to Special Director (Appeals) (17)

Appeal from an order of "Adjudicating Authority" lies before" special Director (appeal)"

  • The appeal shall be made in "Form No. 1", along with three copies of the order appealed against and the requisite fees.

  • The appeal should be filed within 45 days, from the date of receipt of receipt of impugned order.

  • On the date of hearing the appeal the applicant may appoint a legal practitioner or a chartered accountant to appear, plead and act on their behalf before the special Director (Appeal)

  • The order of the special Director (Appeals) made at the conclusion of the proceedings shall be in writing and shall state briefly the grounds for the decision.



Foreign Exchange Management Act (FEMA) Back




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