Section 5   [ View Judgements ]

GUIDELINES FOR NOTIFYING SPECIAL ECONOMIC ZONE


The Central Government, while notifying any area as a Special Economic Zone or an additional area to be included in the Special Economic Zone and discharging its functions under this Act, shall be guided by the following, namely:—

(a) generation of additional economic activities

(b) promotion of exports of goods and service,

(c) promotion of investment from domestic and foreign sources;

(d) creation of employment opportunities;

(e) development of infrastructure facilities; and

(f) maintenance of sovereignty and integrity of India, the security of the State and friendly relations with foreign States.



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