(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 47 (RE 2010)/2009-2014

New Delhi, Dated : 18th May, 2011 

 

Subject:- Export of Guar gum. 

 

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 makes the following amendment in the Notification No. 50 /2009-2014 dated 06.07.2010:

2. The entry at S.No.65 A in the Notification No. 50/2009-2014 Dated 06.07.2010 is substituted to read as under:

S. No.

Tariff Item HS Code

Unit

Item Description

Export Policy

Nature of Restriction

65A

1302

1302 32 20

1302 32 30

 

Kg.

 

 

 

 

 

Guar gum refined split

Guar gum treated and pulverized.

Free

1. Guar gum exports to European Union, originating in or consigned from India and intended for animal or human consumption, allowed subject to issue of Health Certificate by authorized representative of Ministry of Commerce & Industry, Government of India i.e. Shellac & Forest Products Export Promotion Council (SHEFEXIL), Kolkata accompanied by the original analytical report of testing of Penta Chlorophenol (PCP) issued by Vimta Labs, Hyderabad, certifying that the product does not contain Penta Chlorophenol (PCP) in any proportion on sampling done by the authorized representative of the competent authority.

 

3. Effect of this notification:

Earlier, consignments of Guar gum when exported to EU were allowed presence of upto 0.01 mg/Kg. of Penta Chlorophenol (PCP). Now, export of Guar gum to EU would be allowed only if it does not contain Penta Chlorophenol (PCP) in any proportion.

 

(Anup K. Pujari)

Director General of Foreign Trade

E-mail: dgft@nic.in

(Issued from F.No.01/91/180/265/AM09/Export Cell)