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

Special Economic Zones Act, 2005

28. Duration of goods or services in Special Economic Zones

The Central Government may prescribe the period during which any goods brought into, or services provided in, any Unit or Special Economic Zone without payment of taxes, duties or cess shall remain or continue to be provided in such Unit or Special Economic Zone.



Special Economic Zones Act, 2005 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys