Special Economic Zones Rules, 2006


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : PROCEDURE FOR ESTABLISHMENT OF SPECIAL ECONOMIC ZONE View Judgements
  3 Proposal for setting up of Special Economic Zone View Judgements
  3A Proposal for approval as Co-developer View Judgements
  4 Forwarding of proposal to Board View Judgements
  5 Requirements for establishment of a Special Economic Zone View Judgements
  5A Infrastructure requirements relating to information technology View Judgements
  6 Letter of Approval to the Developer View Judgements
  6A Power of Central Government to review letter of approval View Judgements
  7 Details to be furnished for issue of notification for declaration of an area as Special Economic Zone View Judgements
  8 Notification of Special Economic Zone View Judgements
  9 Grant of Approval for Authorized Operations View Judgements
  10 Permission for procurement of items View Judgements
  11 Processing and non-processing area View Judgements
  12 Import and procurement of goods by the Developer View Judgements
  13 A Developer may export or transfer capital goods and spares including construction equipment View Judgements
  14 Procedure applicable on import or procurement of goods and services, their admission, and clearance of goods View Judgements
  15 Monitoring View Judgements
  16 Transfer of Letter of Approval of Developer View Judgements
  title CHAPTER III : PROCEDURE FOR ESTABLISHMENT OF A UNIT View Judgements
  17 Proposal for approval of Unit View Judgements
  18 Consideration of proposals for setting up of Unit in a Special Economic Zone View Judgements
  19 Letter of Approval to a Unit View Judgements
  20 Administrative Control of Special Economic Zones View Judgements
  21 Offshore Banking Unit View Judgements
  title CHAPTER IV : TERMS AND CONDITIONS SUBJECT TO WHICH ENTREPRENEUR AND DEVELOPER SHALL BE ENTITLED TO EXEMPTIONS, DRAWBACKS AND CONCESSIONS View Judgements
  22 Terms and conditions for availing exemptions, drawbacks and concessions to every Developer and entrepreneur for authorized operations View Judgements
  23 Supply from DTA View Judgements
  24 The procedure for grant of drawback claims and Duty Entitlement Pass Book credit to a Developer or Unit View Judgements
  25 Consequences of non utilization of goods or services View Judgements
  26 General Conditions of Import and Export View Judgements
  27 Import and Procurement View Judgements
  28 Import of Goods View Judgements
  29 Import of Goods View Judgements
  30 Procedure for procurements from the Domestic Tariff Area View Judgements
  31 Exemption from service tax View Judgements
  32 Exemption from Central Sales Tax View Judgements
  33 Admission of goods View Judgements
  34 Utilization of goods View Judgements
  35 Co-relation of import consignment with corresponding export consignment View Judgements
  36 Filing of documents for admission and removal View Judgements
  37 Duration of goods or services in a Special Economic Zone View Judgements
  38 Transfer of ownership and removal of goods View Judgements
  39 Destruction of goods View Judgements
  40 Movement of goods to and from non-processing area View Judgements
  41 Sub-Contracting View Judgements
  42 Procedure for sub-contracting in Domestic Tariff Area or in a Unit in other Special Economic Zones or in Export Oriented Unit or in Electronic Hardware Technology Park unit or in Software Technology Park Unit or Bio-technology Park Unit or sub-contracting abroad View Judgements
  43 Sub-contracting for Domestic Tariff Area unit for export View Judgements
  44 Contract Farming View Judgements
  45 Exports View Judgements
  46 Procedure for Export View Judgements
  title CHAPTER V : CONDITIONS SUBJECT TO WHICH GOODS MAY BE REMOVED FROM A SPECIAL ECONOMIC ZONE TO THE DOMESTIC TARIFF AREA View Judgements
  47 Tariff Area View Judgements
  48 Procedure for Sale in Domestic Tariff Area View Judgements
  49 Domestic Tariff Area removals - abatement of duties in certain cases View Judgements
  50 Temporary Removals to Domestic Tariff Area View Judgements
  51 Procedure for temporary removals in Domestic Tariff Area View Judgements
  52 Other Entitlements View Judgements
  title CHAPTER VI : FOREIGN EXCHANGE EARNING - REQUIREMENTS AND MONITORING View Judgements
  53 Net Foreign Exchange Earnings View Judgements
  54 Monitoring of performance View Judgements
  title CHAPTER VII : APPEAL View Judgements
  55 Form of Appeal View Judgements
  56 Time within which appeal is to be preferred View Judgements
  57 Payment of fees View Judgements
  58 Contents of appeal View Judgements
  59 What to accompany form View Judgements
  60 Filing of affidavits View Judgements
  61 Rights of Appellant to appear before the Board View Judgements
  62 Authorisation to be filed View Judgements
  63 Procedure for filing appeal View Judgements
  64 Furnishing of information and documents View Judgements
  65 Date and place of hearing of appeal to be communicated View Judgements
  66 Hearing of appeal View Judgements
  67 Orders by the Board View Judgements
  68 Order to be signed and dated View Judgements
  69 Order to be communicated to the party View Judgements
  title CHAPTER VIII : MISCELLANEOUS View Judgements
  70 Identity Cards View Judgements
  71 Foreign Exchange Remittances View Judgements
  72 Revival of sick units View Judgements
  73 Specified Officer View Judgements
  74 Exit of Units View Judgements
  75 Self Declaration View Judgements
  76 The “services” for the purposes of sub-clause (z) of section 2 shall be the following, namely View Judgements
  77 Procedure for withdrawal or cancellation of exemptions, concessions, drawbacks or any other benefits to a Unit View Judgements
  78 E-filing [1] View Judgements



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