Section 53   [ View Judgements ]

SPECIAL ECONOMIC ZONES TO BE PORTS, AIRPORTS, INLAND CONTAINER DEPOTS, LAND STATIONS, ETC., IN CERTAIN CASES


(1) A Special Economic Zone shall, on and from the appointed day, be deemed to be a territory outside the customs territory of India for the purposes of undertaking the authorised operations.

(2) A Special Economic Zone shall, with effect from such date as the Central Government may notify, be deemed to be a port, airport, inland container depot, land station and land customs stations, as the case may be under section 7 of the Customs Act, 1962 (52 of 1962):

Provided that for the purposes of this section, the Central Government may notify different dates for different Special Economic Zones.



#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon