for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 7   [ View Judgements ]

Allowance for professional equipment


A passenger who was engaged in his profession abroad for over three months may be allowed to import free of duty his professional equipment up to a value of seven thousand and five hundred rupees :



Provided that where such passenger was engaged in his profession abroad for over six months, he may be allowed to import his professional equipment, free of duty, up to a value of fifteen thousand rupees.

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