(To be Published in the Gazette of India Extraordinary Part-II, Section - 3, Sub-Section (ii))

 

Government of India

Ministry of Commerce & Industry

Department of Commerce

Udyog Bhawan

 

Notification No  112 (RE – 2010)/2009-2014

New Delhi, Dated :   1st May, 2012

 

Subject:- Amendment in policy for export of Casein and Casein products.

 

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 Para 2.1 of the Foreign Trade Policy, 2009-2014, the Central Government, with immediate effect, makes the following amendments in Schedule 2 of ITC(HS) Classification of Export & Import Items.

 

2.         The existing entries against Sl. No. 174 in chapter 35 of Schedule 2 of ITC(HS) Classification of Export & Import items are substituted as follows:

 

S.No.

Tariff Item HS Code

Item Description

Export Policy

Nature of Restriction

174

3501

Casein, caseinates and other casein derivatives; casein glues

Restricted

Export permitted under licence.

 

 

 

 

 

 

 

3.       Export Licencing Note 1, Note 2 & Note 3 of Chapter 35 pertaining to  prohibition on export of casein and casein derivatives stand abated.

 

4.  Effect of this notification:

 

     Export of Casein and Casein products has been moved from “Prohibited” to “Restricted” category. Export of casein is now permitted under licence.

 

 

 

(Anup K. Pujari)

Director General of Foreign Trade

E-mail: dgft@nic.in

 

(Issued from File No. 01/91/180/1237/AM’07/PC-III/Export Cell)