Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DUTIES SPECIFIED IN THE SCHEDULES TO BE LEVIED View Judgements
  3 LEVY OF ADDITIONAL DUTY EQUAL TO EXCISE DUTY View Judgements
  3A SPECIAL ADDITIONAL DUTY View Judgements
  4 LEVY OF DUTY WHERE STANDARD RATE AND PREFERENTIAL RATE ARE SPECIFIED View Judgements
  5 LEVY OF A LOWER RATE OF DUTY UNDER A TRADE AGREEMENT View Judgements
  6 POWER OF CENTRAL GOVERNMENT TO LEVY PROTECTIVE DUTIES IN CERTAIN CASES View Judgements
  7 DURATION OF PROTECTIVE DUTIES AND POWER OF CENTRAL GOVERNMENT TO ALTER THEM View Judgements
  8 EMERGENCY POWER OF CENTRAL GOVERNMENT TO INCREASE OR LEVY EXPORT DUTIES View Judgements
  8A EMERGENCY POWER OF CENTRAL GOVERNMENT TO INCREASE IMPORT DUTIES View Judgements
  8B POWER OF CENTRAL GOVERNMENT TO IMPOSE SAFEGUARD DUTY View Judgements
  9 COUNTERVAILING DUTY ON SUBSIDIZED ARTICLES View Judgements
  9A ANTI DUMPING DUTY ON DUMPED ARTICLES View Judgements
  9AA REFUND OF ANTI DUMPING DUTY IN CERTAIN CASES View Judgements
  9B NO LEVY UNDER SECTION 9 OR SECTION 9A IN CERTAIN CASES View Judgements
  9C APPEAL View Judgements
  10 RULES TO BE LAID BEFORE PARLIAMENT View Judgements
  11 POWER OF CENTRAL GOVERNMENT TO ALTER DUTIES UNDER CERTAIN CIRCUMSTANCES View Judgements
  11A POWER OF CENTRAL GOVERNMENT TO AMEND FIRST SCHEDULE View Judgements
  12 REPEAL AND SAVING View Judgements
  13 CONSEQUENTIAL AMENDMENT OF ACT 52 OF 1962 View Judgements



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