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Citedby 29 docs - [View All]
Commissioner Of Customs vs I2 Technologies Software Pvt. ... on 2 August, 2007
Swahom Shipping Services Pvt. ... vs Commissioner Of Cus. on 28 June, 2005
In The High Court Of Judicature At ... vs The Commissioner Of Customs on 4 September, 2014
Kantilal Takhatmal Jain And Anr. vs State on 3 August, 1968
Crl.Mc.No. 1095 Of 2010 ( ) vs By Advs.Sri.M.K.Damodaran ...

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Central Government Act
Section 62 in the Customs Act, 1962
62. Control over warehoused goods.—
(1) All warehoused goods shall be subject to the control of the proper officer.
(2) No person shall enter a warehouse or remove any goods therefrom without the permission of the proper officer.
(3) The proper officer may cause any warehouse to be locked with the lock of the Customs Department and no person shall remove or break such lock.
(4) The proper officer shall have access to every part of a warehouse and power to examine the goods therein.