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5th June,  2003

Notification No. 38/2003 - Customs (N.T.) 

            In exercise of the powers conferred by section 157 of the Customs Act, 1962 (52 of 1962), the Board hereby makes the following regulations further to amend the Courier Imports and Exports (Clearance) Regulations, 1998, namely:-

1.         (1) These regulations may be called the Courier Imports and Exports (Clearance) Amendment Regulations, 2003.

            (2)  They shall come into force on the date of their publication in the Official Gazette.

2.         In the Courier Imports and Exports (Clearance) Regulations, 1998, in regulation 2, in sub-regulation (2), in clause (a), for the words "Jaipur and land custom stations other than at Gojadanga and Petrapole in West Bengal" the words "Jaipur, Trivandrum and land custom stations other than at Gojadanga and Petrapole in West Bengal," shall be substituted.

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

F. No. 450/120/97-Cus.IV

Note:-  The principal notification No. 87/98-Customs (N.T.), dated the 9th November, 1998 was published in the Gazette of India Extraordinary Part II, Section 3, sub-section (i), dated the 9th November, 1998 vide G.S.R. 662(E) dated the 9th November, 1998 and was last amended vide notification No. 11/2001-Cus. (N.T.), dated the 14th March, 2001, published in the Gazette of India Extraordinary Part II, Section 3, sub-section (i), dated the 14th March, 2001 under G.S.R. 184 (E) dated the 14th March, 2001.