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

Agricultural and Processed Food Products Export Cess Act, 1985


2.Definitions.-  

(1) In this Act, unless the context otherwise requires,-

 (a) "Authority" means the Agricultural and Processed Food Products Export Development Authority established under section 4 of the Agricultural and Processed Food Products Export Development Authority Act, 1985;

 (b) "Scheduled product" means any product for the time being included in the Schedule to the Agricultural and Processed Food Products Export Development Authority Act, 1985.

 (2) All words and expressions used in this Act and not defined, but defined in the Agricultural and Processed Food Products Export Development Authority Act, 1985 shall have the meanings respectively assigned to them in that Act.



Agricultural and Processed Food Products Export Cess Act, 1985 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