TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRAORDINARY
PART-II, SECTION-3, SUB SECTION (ii)
GOVERNMENT OF INDIA
MINISTRY OF COMMERCE AND INDUSTRY

NOTIFICATION No. 111(RE-2010) / 2009-14

NEW DELHI, DATED THE 18th April, 2012.

 

 

S.O. (E)     In exercise of powers conferred by Section 5 of the Foreign Trade (Development & Regulation) Act, 1992 (No.22 of 1992) read with Paragraph 2.1 of the Foreign Trade Policy, the Central Government hereby notifies ‘Indian Trade Classification (Harmonised System) of Export and Import Items, 2012’ [ITC (HS), 2012] as enclosed in the Annexure to this Notification.

 

2.  ITC (HS), 2012 contains ‘Schedule 1 - Import Policy’ and ‘Schedule 2 - Export Policy’. Against each item of these two schedules, the current import / export policy has been indicated; alongwith policy conditions to be fulfilled, if any.

 

3.      This shall come into force with immediate effect.

 

Effect of this Notification:

ITC (HS) 2012 is being notified incorporating the changes till now and after harmonising it with both the HS 2012 of World Customs Organisation and Tariff Schedule of Customs.   

 

                                                                                 

   Sd/-          

(Anup K. Pujari)

Director General of Foreign Trade

e-mail: dgft@nic.in

 

 (Issued from F. No. 01/89/180/66/AM-12/PC.2A)

 

 

 

 

 

 

Annexure to the

Notification No. 111/RE(2010)/2009-2014 dated 18.4.2012

 

ITC(HS) Schedule-1 (Import Policy)

ITC(HS) Schedule-2 (Export Policy)