Section 2   [ View Judgements ]

Amendment of Section 6 A


In the Sikkim Industrial Promotion and Incentive Act 2000 (hereinafter referred to as the said Act ) Section 6 A shall be renumbered as subsection (1) of that section and after that sub-section (1) as so renumbered, the following sub-section shall be inserted, namely :-

(2) “Where an Industrial unit already enjoying a Central INVESTMENT Subsidy’” shall not be eligible to claim State Investment Subsidy under the Act.

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