SPECIAL ECONOMIC ZONES ACT, 2005


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 PROCEDURE FOR MAKING PROPOSAL TO ESTABLISH SPECIAL ECONOMIC ZONE View Judgements
  4 ESTABLISHMENT OF SPECIAL ECONOMIC ZONE AND APPROVAL AND AUTHORIZATION TO OPERATE IT TO, DEVELOPER View Judgements
  5 GUIDELINES FOR NOTIFYING SPECIAL ECONOMIC ZONE View Judgements
  6 PROCESSING AND NON-PROCESSING AREAS View Judgements
  7 EXEMPTION FROM TAXES, DUTIES OR CESS View Judgements
  8 CONSTITUTION OF BOARD OF APPROVAL View Judgements
  9 -n/a- View Judgements
  10 SUSPENSION OF LETTER OF APPROVAL AND TRANSFER OF SPECIAL ECONOMIC ZONE IN CERTAIN CASES View Judgements
  11 DEVELOPMENT COMMISSIONER View Judgements
  12 FUNCTIONS OF DEVELOPMENT COMMISSIONER View Judgements
  13 CONSTITUTION OF APPROVAL COMMITTEE View Judgements
  14 POWERS AND FUNCTIONS OF APPROVAL COMMITTEE View Judgements
  15 SETTING UP OF UNIT View Judgements
  16 CANCELLATION OF LETTER OF APPROVAL TO ENTREPRENEUR View Judgements
  17 SETTING UP AND OPERATION OF OFFSHORE BANKING UNIT View Judgements
  18 SETTING UP OF INTERNATIONAL FINANCIAL SERVICES CENTRE View Judgements
  19 SINGLE APPLICATION FORM, RETURN ETC View Judgements
  20 AGENCY TO INSPECT View Judgements
  21 SINGLE ENFORCEMENT OFFICER OR AGENCY FOR NOTIFIED OFFENCES View Judgements
  22 INVESTIGATION, INSPECTION AND SEARCH OR SEIZURE View Judgements
  23 DESIGNATED COURTS TO TRY SUITS AND NOTIFIED OFFENCES View Judgements
  24 APPEAL TO HIGH COURT View Judgements
  25 OFFENCES BY COMPANIES View Judgements
  26 EXEMPTIONS, DRAWBACKS AND CONCESSIONS TO EVERY DEVELOPER AND ENTREPRENEUR View Judgements
  27 PROVISIONS OF INCOME-TAX ACT, 1961 TO APPLY WITH CERTAIN MODIFICATION IN RELATION TO DEVELOPERS AND ENTREPRENEURS View Judgements
  28 DURATION OF GOODS OR SERVICES IN SPECIAL ECONOMIC ZONES View Judgements
  29 TRANSFER OF OWNERSHIP AND REMOVAL OF GOODS View Judgements
  30 DOMESTIC CLEARANCE BY UNITS View Judgements
  31 CONSTITUTION OF AUTHORITY View Judgements
  32 OFFICERS OF AUTHORITY AND OTHER STAFF View Judgements
  33 SPECIAL PROVISION FOR TRANSFER OF OFFICERS OR OTHER EMPLOYEES TO AUTHORITY View Judgements
  34 FUNCTIONS OF AUTHORITY View Judgements
  35 GRANTS AND LOANS BY CENTRAL GOVERNMENT View Judgements
  36 -n/a- View Judgements
  37 ACCOUNTS AND AUDIT View Judgements
  38 DIRECTIONS BY CENTRAL GOVERNMENT View Judgements
  39 RETURNS AND REPORTS View Judgements
  40 POWER TO SUPERSEDE AUTHORITY View Judgements
  41 MEMBERS, OFFICERS AND OTHER EMPLOYEES OF AUTHORITY TO BE PUBLIC SERVANTS View Judgements
  42 REFERENCE OF DISPUTE View Judgements
  43 LIMITATION View Judgements
  44 APPLICABILITY OF PROVISIONS OF THIS ACT TO EXISTING SPECIAL ECONOMIC ZONES View Judgements
  45 PERSON TO WHOM A COMMUNICATION MAY BE SENT UNDER THIS ACT View Judgements
  46 IDENTITY CARD View Judgements
  47 AUTHORITIES RESPONSIBLE FOR ADMINISTRATION View Judgements
  48 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  49 POWER TO MODIFY PROVISIONS OF THIS ACT OR OTHER ENACTMENTS IN RELATION TO SPECIAL ECONOMIC ZONES View Judgements
  50 POWER OF STATE GOVERNMENT TO GRANT EXEMPTION View Judgements
  51 ACT TO HAVE OVERRIDING EFFECT View Judgements
  52 CERTAIN PROVISIONS NOT TO APPLY View Judgements
  53 SPECIAL ECONOMIC ZONES TO BE PORTS, AIRPORTS, INLAND CONTAINER DEPOTS, LAND STATIONS, ETC., IN CERTAIN CASES View Judgements
  54 AMENDMENT OF FIRST SCHEDULE View Judgements
  55 POWER TO MAKE RULES View Judgements
  56 POWER TO REMOVE DIFFICULTIES View Judgements
  57 AMENDMENT OF CERTAIN ENACTMENTS View Judgements
  58 SAVINGS View Judgements



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