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Central Government Act
Section 130 in the Customs Act, 1962
338 [ 339 [ 130 Appeal to High Court. —[ Rep. by the National Tax Tribunal Act, 2005 (49 of 2005), sec. 30 and Sch., Pt. VI-7 (w.e.f. 28-12-2005). ]]
(a) filed within one hundred and eighty days from the date on which the order appealed against is received by the commissioner of Customs or the other party;
(b) accompanied by a fee of two hundred rupees where such appeal is filed by the other party;
(c) in the form of a memorandum of appeal precisely stating therein the substantial question of law involved.