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21st January   ,2004

Notification No. 7/ 2004 - Customs (N.T)

            In exercise of powers conferred  by  clause (aa) of sub-section (1) of section  7 of the Customs Act,1962 (52of 1962),the Board hereby makes the following further amendment in the notification of the Government of India in the  Ministry of Finance (Department of Revenue), No.12/97-CUSTOMS (N.T), dated the 2nd April,1997, namely:- 

             In the Table to the said notification , after  S.No.12 and the entries relating thereto , the following S.No and entries  shall be inserted ,namely:- 

(1) (2) (3) (4)
"13 West Bengal FALTA Special Economic Zone

Unloading of imported goods and loading of exported goods"


V. Kezo
Under Secretary to the Government  of India 

F.No.305/38/2001-FTT


Note:-The principal notification No. 12/97-CUSTOMS (N.T), dated the 2nd April,1997,was published in the Gazette of India, Extraordinary Part-II,section3, sub-section (i), vide G.S.R 193 (E) dated the 2nd April,1997 and was last amended  vide notification No.1/2004-CUSTOMS (N.T.), dated the 2nd January,  2004,  published in the Gazette of India, Extraordinary Part-II,section 3, sub-section (i), vide G.S.R. 4  (E),dated  2nd  January , 2004.