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8th December, 2003

Notification No. 109/ 2003 - Customs (N.T.)

            In exercise of powers conferred by sub-section (1) of section 4 of  the Customs  Act, 1962 (52 of 1962), the Central Board of Excise and Customs hereby makes the following further amendment in the notification of the Government of India in the Ministry of Finance, Department of Revenue  No. 15/2002-Customs ( N.T.), dated the 7th March, 2002, namely:-  

            In the said notification, in the Table, for the words "Export Processing Zone", wherever it appears, the words "Special Economic Zone" shall be substituted.

D . S. Garbyal
Under Secretary to the Government of India

F . No. 314/10/2003-FTT

Note: The principal notification No. 15/2002-Customs( N.T.), dated the 7th March, 2002 was published in the Gazette of India, Extraordinary Part II, Section 3, sub-section (i), dated the 7th March under G.S.R.171(E) and was last amended vide notification No. 27/2003-Customs (N.T.), dated the 23rd April, 2003, published in the Gazette of India Extraordinary Part II, Section 3, sub-section (i), dated the 23rd April, 2003 under G.S.R. 349(E).