for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 9   [ View Judgements ]

Jewellery


A passenger who has been residing abroad for over one year and is returning to India may be allowed to import, free of duty, jewellery in his use up to an aggregate value of ten thousand rupees in the case of a male passenger and twenty thousand rupees in the case of a female passenger.

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