News Flash
  • Non- Joining of the candidates selected for the post of Inspector (CGST, PO & Examiner) and Tax Assistant selected through SSC CGLE- 2017- reg.Click here
  • Allocation of Inspector (CGST, Po & Examiner) and TA recommended for appointment by SSC on the basis of result of Combined Graduate Level Examination, 2018- reg.Click here ANNEXURE I || ANNEXURE II || ANNEXURE III
  • Online training on “Sevottam, Citizen’s Charter” on 28th September 2021 from 10:30 AM to 01:15 PM -reg.Click here
  • Online training on “Supply of Goods and Services” on 21st September 2021 from 10:30 AM to 01:15 PM -reg.Click here
  • Online training on “Government e-Marketing (GeM) and e-Procurement” on 16th September, 2021 from 10:30 AM to 01:15 PM -reg.Click here
  • Clarification regarding extension of time limit to apply for revocation of cancellation of registration issuedClick here
  • Notice inviting tender for hiring of office premises at Bhopal for NACIN ZC, Bhopal-reg.Click here
  • Letter issued by Director General(HRD) regarding 'Swachhta@CBIC' tabClick here
  • FINAL ALERT (ALL CCAs)-Non- Joining Status of the candidates selected through SSC CGLE 2017- reg.Click here
  • Prospective Training Report for the month September, 2021-regClick here
  • Prospective Training Report for the month September, 2021-regClick here
  • Notice dated 26.08.2021 for Customs Brokers Licensing Regulation Examination-2022Click here Hindi
  • Presidential Award of Appreciation Certificates & Medals to be announced on the occasion of Republic Day, 2022: reg.Click here Annexure
  • Notification issued to for waiver of penalty payable for noncompliance of the provisions of notification No.14/2020 – Central Tax till 30.09.2021 Click here
View All

13th September, 2001.

Notification No. 64 /2001-Central Excise (N.T.)

            In exercise of the powers conferred by clause (iii) of Explanation 2 to the proviso to sub-section (1) of section 3 of the Central Excise Act, 1944(1 of 1944), and in supersession of the notification of the Government of India in the Ministry of Finance (Department of Revenue), No. 14/2001-Central Excise, dated the 27th March 2001 [G.S.R. 217(E), dated the 27th March, 2001], except as respects things done or omitted to be done before such supersession, the Central Government hereby specifies Cochin Special Economic Zone at Cochin in the state of Kerala as a "special economic zone".

Explanation. - For the purpose of this notification, "Cochin Special Economic Zone" means Cochin Special Economic Zone at Cochin located at and comprising the places bearing the survey numbers, area and enclosed by the boundaries specified below, namely:-

LOCATION

State of Kerala, Ernakulam District, Taluk Kanayannur, Village Thrikkakara South. One kilometer south of Civil Lines (Buildings of the District Collectorate and District Offices), 8 kilometer from the town and 20 kilometer from the Airport and Harbour.

AREA: 42.4504 Hectares

SURVEY NUMBERS

166/1-3 168/2 169/19
166/1-4 168/3 169/20
166/2A1 168/4 169/21

166/2A2

168/5

169/22

168/8

166/2A7

168/9

169/23

166/2A8

168/10

169/24

166/2B-1

168/11

169/25

166/2B2

168/12

170/1-1

166/2B-3

168/13

170/1-2

167/1-2

168/14

170/2-1

167/1-3

169/1-4

170/2-2

167/1-4

169/2

170/2-3

167/1-5

169/3

170/2-4

167/1-6

169/7

170/2-5

167/1-7

169/8

170/3

167/1-8

169/9

170/4A1

167/1-9

169/10

170/4A2

167/1-11

169/11

170/4B

167/1-12

169/12

171/1A-1

167/1-17

169/13

171/1A-2

167/1-18

169/14

171/1A-3

167/1-19

169/15

171/1A-4

167/1-20

169/16

171/1B-1

168/1

169/17

171/1B-2

168/1-6

169/18

171/1B-3

168/1-7

171/1B-4

197/1-77-2

197/6-2

171/2

197/1-77-3

197/6-3

171/3-1

197/1-77-4

197/6-4

171/3-2

197/1-77-5

197/7-1

171/3-3

197/1-78

197/7-3-18

171/3-4

197/1-79

197/7-4-19

171/3-5

197/1-81-2

200/7-1

171/3-6

197/4-1

200/7-2

171/3-7

197/4-2

200/7-3

171/4-1

197/4-3

200/7-4

171/4-2

197/4-16

200/7-5

171/4-3

197/4-18

200/8A1

171/4-4

197/5-4

200/8A2

171/5A1

197/6-1

200/8B

171/5A2 200/9

171/5B

97/4/39

197/4/41
197/4/42
197/4/43
197/4/44
197/4/45
197/4/46
197/4/47
197/4/48

  Description of the wall (including length, height):

This area of the zone is enclosed by masonry brick wall to a height varying from 3.30 m to 6.600 m depending upon the site condition, with 1.2 m arm length "Y" angled barbed wire fencing for a further vertical height 0.9 m, extending from the north-east corner of the area which runs upto 104.5 m towards west and then 271.5 m towards south west, then 211.6 m towards south, then 156.6 m towards west, then 227.8 m towards south, then 87.7 m towards east, then 236.3 m towards south, then 47.7 m towards east, then 184.3 m towards north, then 119.7 m towards east, then 22.8 m towards north, then 42.2 m towards east, then 17.5 m towards north, then 48.4 m towards east, then 42 m towards south, then 33.8 m towards east, then 50.7 m towards south, then 182.4 m towards east, then 273 m towards north-east and then 661.8 m towards north running parallel to the Irumpanam-Kalamassrey road under construction covering a total circumference of 3022.3 m of compound wall.

Boundaries:

The area of the said Zone has its boundaries Irumpanam-Kalamassrey road on the east, Thuthiyur road on the North and West and a cross road from the Irumpanam-Kalamassery road to Thuthiyur on the South east and private lands and paddy fields on the south.

Rajendra Singh
Under Secretary to the Government of India

F.NO.305/1/2001-FTT

(Notification No. 64/2001-C.E.  (N.T.), dated 13-9-2001 as amended by Notification No. 5/2003-C.E. (N.T.), dated 30-1-2003)