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THE CUSTOMS ACT, 1962

(No. 52 of 1962)

__________________________

15T[13PthP December, 1962]

Updated up to 28PthP March 2021

 

1[Chapter IVA - Detection of illegally imported goods and prevention of the disposal thereof

 

Section 11A.  Definitions. -

In this Chapter, unless the context otherwise requires,-

(a)    "illegal import" means the import of any goods in contravention of the provisions of this Act or any other law for the time being in force;

(b)    "intimated place" means a place intimated under sub-section (1), sub-section (2) or sub-section (3), as the case may be, of section 11C;

(c)    "notified date", in relation to goods of any description, means the date on which the notification in relation to such goods is issued under section 11B;

(d)    "notified goods" means goods specified in the notification issued under section 11B.

 

Section 11B. Power of Central Government to notify goods.-

If, having regard to the magnitude of the illegal import of goods of any class or description, the Central Government is satisfied that it is expedient in the public interest to take special measures for the purpose of checking the illegal import, circulation or disposal of such goods, or facilitating the detection of such goods, it may, by notification in the Official Gazette, specify goods of such class or description.

 

Section 11C. Persons possessing notified goods to intimate the place of storage, etc. -

(1)    Every person who owns, possesses or controls, on the notified date, any notified goods, shall, within seven days from that date, deliver to the proper officer a statement (in such form, in such manner and containing such particulars as may be specified by rules made in this behalf) in relation to the notified goods owned, possessed or controlled by him and the place where such goods are kept or stored.

(2)    Every person who acquires, after the notified date, any notified goods, shall, before making such acquisition, deliver to the proper officer an intimation containing the particulars of the place where such goods are proposed to be kept or stored after such acquisition and shall, immediately on such acquisition, deliver to the proper officer a statement (in such form, in such manner and containing such particulars as may be specified by rules made in this behalf) in relation to the notified goods acquired by him:

Provided that a person who has delivered a statement, whether under sub-section (1) or sub-section (2), in relation to any notified goods, owned, possessed, controlled or acquired by him, shall not be required to deliver any further statement in relation to any notified goods acquired by him, after the date of delivery of the said statement, so long as the notified goods so acquired are kept or stored at the intimated place.

(3)    If any person intends to shift any notified goods to any place other than the intimated place, he shall, before taking out such goods from the intimated place, deliver to the proper officer an intimation containing the particulars of the place to which such goods are proposed to be shifted.

(4)    No person shall, after the expiry of seven days from the notified date, keep or store any notified goods at any place other than the intimated place.

(5)    Where any notified goods have been sold or transferred, such goods shall not be taken from one place to another unless they are accompanied by the voucher referred to in section 11F.

(6)    No notified goods (other than those which have been sold or transferred) shall be taken from one place to another unless they are accompanied by a transport voucher (in such form and containing such particulars as may be specified by rules made in this behalf) prepared by the persons owning, possessing or controlling such goods.

 

Section 11DPrecautions to be taken by persons acquiring notified goods. -

No person shall acquire (except by gift or succession, from any other individual in India), after the notified date, any notified goods -

(i) unless such goods are accompanied by, -

(a)    the voucher referred to in section 11F or the memorandum referred to in sub-section (2) of section 11G, as the case may be, or

(b)    in the case of a person who has himself imported any goods, any evidence showing clearance of such goods by the Customs Authorities; and

(ii) unless he has taken, before acquiring such goods from a person other than a dealer having a fixed place of business, such reasonable steps as may be specified by rules made in this behalf, to ensure that the goods so acquired by him are not goods which have been illegally imported.

 

Section 11EPersons possessing notified goods to maintain accounts. -

(1)    Every person who, on or after the notified date, owns, possesses, controls or acquires any notified goods shall maintain (in such form and in such manner as may be specified by rules made in this behalf) a true and complete account of such goods and shall, as often as he acquires or parts with any notified goods, make an entry in the said account in relation to such acquisition or parting with, and shall also state therein the particulars of the person from whom such goods have been acquired or in whose favour such goods have been parted with, as the case may be, and such account shall be kept, along with the goods, at the place of storage of the notified goods to which such accounts relate:

Provided that it shall not be necessary to maintain separately accounts in the form and manner specified by rules made in this behalf in the case of a person who is already maintaining accounts which contain the particulars specified by the said rules.

(2)    Every person who owns, possesses or controls any notified goods and who uses any such goods for the manufacture of any other goods, shall maintain (in such form, in such manner and containing such particulars as may be specified by rules made in this behalf) a true and complete account of the notified goods so used by him and shall keep such account at the intimated place.

 

Section 11FSale, etc., of notified goods to be evidenced by vouchers. -

On and from the notified date, no person shall sell or otherwise transfer any notified goods, unless every transaction in relation to the sale or transfer of such goods is evidenced by a voucher in such form and containing such particulars as may be specified by rules made in this behalf.

 

Section 11GSections 11C, 11E and 11F not to apply to goods in personal use. -

(1)    Nothing in sections 11C, 11E and 11F shall apply to any notified goods which are -

(a)    in personal use of the person by whom they are owned, possessed or controlled, or

(b)    kept in the residential premises of a person for his personal use.

(2)    If any person, who is in possession of any notified goods referred to in sub-section (1), sells, or otherwise transfers for a valuable consideration, any such goods, he shall issue to the purchaser or transferee, as the case may be, a memorandum containing such particulars as may be specified by rules made in this behalf and no such goods shall be taken from one place to another unless they are accompanied by the said memorandum.]

 

 

 

 

1.       Chapter IV A (containing sections 11A to 11G) inserted by Act 12 of 1969, section 2 (w.e.f. 3-1-1996)

 

 

 

Note: The updated version of the act as amended up to Finance Act 2021 (28 March 2021) has been prepared for convenience and easy reference of the trade and industry and has no legal binding or force. Notifications as published in the Official Gazette of Government of India only have the force of law. Any errors, feedback or suggestions for this document may kindly be brought to notice by sending an email on: dircus@nic.in