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[Section 18(2)] [Section 18] [Complete Act]
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Central Government Act
Section 18(2)(A) in The Foreign Exchange Regulation Act, 1973
(A) in a case falling under sub-clause (i) or sub-clause (ii) of clause (a) of sub-section (1),—
(a) that payment for the goods—
(i) is made otherwise than in the prescribed manner, or
(ii) is delayed beyond the period prescribed under clause (a) of sub-section (1), or
(b) that the proceeds of sale of the goods exported do not represent the full export value of the goods subject to such deductions, if any, as may be allowed by the Reserve Bank; and