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Foreign Trade (Regulation) Rules, 1993

10. Cancellation of a license

The Director-General or the licensing authority may, by an order in writing, cancel any license granted under these rules, if-

(a) the license has been obtained by fraud, suppression of facts or misrepresentation; or

(b) the licensee has committed a breach of any of the conditions of the license; or

(c) the licensee has tampered with the license in any manner; or

(d) the licensee has contravened any law relating to customs or foreign exchange or the rules and regulations relating thereto.





Foreign Trade (Regulation) Rules, 1993 Back






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