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View All

Confiscation

S.No

Citation

Name of the Party

Subject Heading

1

2013 (3) ECS (133) (Tri-Del)(173 KB)

Mangilipalli Pradeep Ramu & Others

When the export was not made from land locked country, but made from Thailand, that cannot be said to be country of manufacture. Therefore, the import is illegal and made in contravention of the provisions of the policy as well as Customs Act 1962

2

2013 (4) ECS (177) (Tri-Del)(174 KB)

M/s Khatema Fibres Ltd.

BIFR proceedings are not applicable to the seizure and confiscation for violation of the provisions of the Customs Act