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[To be published in the Gazette of India, Extraordinary, Part II, Section 3, Sub-section (i)]

 

Government of India

Ministry of Finance

(Department of Revenue)

 

Notification No.80 / 2010-Customs (N.T.)

 

New Delhi, dated the 9th September, 2010.

 

 

G.S.R.          (E). - In exercise of the powers conferred by section 157 of the Customs Act, 1962 (52 of 1962), the Central Board of Excise and Customs hereby declares customs airports at Delhi and Sahar, Mumbai (Bombay) to be the 'customs airports' for the purpose of sub-regulation (1) of regulation 2 of the Courier Imports and Exports (Electronic Declaration and Processing) Regulations, 2010

[F.No. 450/54/2008-Cus.IV]

                                                                                                                       

(Navraj Goyal)

Under Secretary to the Government of India