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The Foreign Aircraft (Exemption from Taxes and Duties on Fuel and Lubricants) Act, 2002

2. Definitions.-

In this Act, unless the context otherwise requires,-

(a) "Agreements" means the Air Services Agreements or Air Transport Agreements entered into by India with parties to the Convention;

(b) "Convention" means the Convention on International Civil Aviation opened for signatures at Chicago on the 7th December, 1944.



Foreign Aircraft (Exemption from Taxes and Duties on Fuel and Lubricants) Act, 2002 Back




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