Section 1   [ View Judgements ]

Short title and commencement


(1) This Act may be called the Customs and Central Excises Laws (Amendment) Act, 1988.



(2) It shall come into force on such date [1] as the Central Government may, by notification in the Official Gazette, appoint:



Provided that different dates may be appointed for different provisions of this Act and may reference in any such provision to the commencement of this Act shall be construed as a reference to the coming into force of that provision.

FOOTNOTES:

1. 1-7-1988, Vide Notification No.G.S.R.752(E), dated 29-6-1988 (in respect of all sections except sections 4, 5, 11, 12 and 16), Gazette of India, Extraordinary, 1988, Part II; Section 3 (I).

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