for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 16   [ View Judgements ]

Amendment of section 14


In section 14 of the Customs and Excise Revenues Appellate Tribunal Act, 1986 (62 of 1986.), in sub-section (1), --



(I) after clause (b), the following clause shall be inserted, namely :--



"(bb) a decision or order passed by the Board or the Collector of Central Excise under section 35EA of the Central Excises Act;"; and



(ii) after clause (d), the following clause shall be inserted, namely :--



"(e) a decision or order passed by the Board or the Collector of Customs under section 129DA of the Customs Act.".



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