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Bill of Coastal Goods (Form) Regulations, 1976

Notification No.424,dated 23-10-1976 as amended by Notification No.224-Cus.,dated 22-10-1977.

In exercise of the powers conferred by section 157, read with section 92, of the Customs Act, 1962 (52 of 1962), the Central Board of Excise and Customs hereby makes the following regulations, namely :-

1. Short title and commencement.-

(1) These regulations may be called the Bill of Coastal Goods (Form) Regulations, 1976.

(2) They shall come into force on such date as the Central Board of Excise and Customs may, by notification in the Official Gazette, appoint.

2. Bill of Coastal Goods.-

The Bill of Coastal goods to be presented by the consignor of any coastal goods under sub-section (1) of section 92 of the Customs Act, 1962 (52 of 1962), shall be in the Form appended to these regulations. [See Form 75 in Part 5].