Section 21   [ View Judgements ]

Re-import of coffee exported from India


(1) No coffee which has been exported from India shall be re-imported into [1] [India] except under and in accordance with a permit granted by the Board



(2) The Board may in any fit case grant such a permit and no charge shall be made therefor



FOOTNOTES:

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

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