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

Special Economic Zones Act, 2005

29. Transfer of ownership and removal of goods

The transfer of ownership in any goods brought into, or produced or manufactured in, any Unit or Special Economic Zone or removal thereof from such Unit or Zone shall be allowed, subject to such terms and conditions as the Central Government may prescribe.



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