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22nd July, 2003.

Notification No. 47/2003 - Customs (N.T.) 

            In exercise of the powers conferred by section 76 A of the Customs Act, 1962 ( 52 of 1962), the Central Government hereby specifies the SEEPZ  Special Economic Zone, Mumbai in the State of Maharashtra as a "special economic zone".

2.          This notification shall come into force on the 15th day of August, 2003. 

 Explanation.- For the purposes of this notification, "SEEPZ Special Economic Zone" means SEEPZ Special Economic Zone at Mumbai  comprising the places bearing plot number F.1 in the erstwhile Marel Industrial Area of Maharashtra Industrial Development Corporation within the village limits of Parjapur and Vyaravli, taluka Andheri, and now in the Registration sub-district and district of Mumbai and Mumbai suburban containing 3,75,013 square meters or thereabout and bounded -

on  or towards the North, by road and Aarey Milk Colony Land;

on  or towards the South, by road;

on  or towards the East, by pipeline and Aarey Milk Colony Land; and

on  or towards the West, by road

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

F.NO. 314/24/2001-FTT