Section 11   [ View Judgements ]

Duty of customs


A duty of customs shall be levied on all coffee produced in India and exported from [1] [India] [2] [ [3] [at such rate not exceeding [4] [fifty rupees] per quintal] as may be fixed by the Central Government by notification in the Official Gazette.]



FOOTNOTES:

1. Substituted by Act 3 of 1951 , Section 3 and Schedule , for "the States" (w.e.f. 1-4-1951).

2. Substituted by Act 50 of 1954 , Section 11, for certain words (w.e.f. 1-8-1955).

3. Substituted by Act 40 of 1960 , Section 5, for "at such rate not exceeding six rupees per hundredweight" (w.e.f. 1-10-1960).

4. Substituted by 48 of 1985, Section 2, for "eleven rupees and eighty nine paise" (w.e.f. 15-5-1986).

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