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1[The Schedule
[See Section 3]

Notes

1. In this Schedule, "heading", "sub-heading", "tariff item" and "Chapter" mean respectively a heading, sub-heading, tariff item and Chapter in the First Schedule to the Central Excise Tariff Act, 1985 (5 of 1986).

2. The rules for the interpretation of the First Schedule to the Central Excise Tariff Act, 1985 (5 of 1986) and the Section and Chapter Notes and the General Explanatory Notes of the First Schedule shall apply for the purposes of classification of goods specified in the Schedule.

Sl. No. Description of goods
(1) (2)
1. Silk, that is to say, all goods falling within Chapter 50.
2. Wool, that is to say, all goods falling within Chapter 51, other than fabrics of headings 5111, 5112 and 5113.
3. Cotton, that is to say, all goods falling within Chapter 52.
2[4. Man-made filaments; strip and the like of man-made textile materials, that is to say, all goods falling within Chapter 54.]
5. Man-made staple fibres, that is to say, all goods falling within Chapter 55.
6. Terry towelling and similar woven terry fabrics, falling within heading 5802.
7. Tulles and other net fabrics, not including woven, knitted or crocheted fabrics lace in the piece, in strips or in motifs, other than fabrics of headings 6002, 6003, 6004, 6005 and 6006.
8. Knitted or crocheted fabrics, that is to say, all goods falling within Chapter 60.
9. Metallised yarn, falling within heading 5605.
10. Embroidery in the piece, in strips or in motifs, falling within heading 5810.]


Additional Duties of Excise (Textiles and Textile Articles) Act, 1978 Back




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