(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.  72 (RE-2010)/2009-2014

New Delhi, the 9th September, 2011

 

Subject:- Removal of ban on export of wheat.

 

S.O.(E)          In exercise of the 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 hereby makes the following amendments in the ITC(HS) Classifications of Export and Import items, as amended from time to time.

 

2.         In supersession of Notification No. 33(RE-2007)/2004-2009, dated 08th October, 2007, the following amendments are made with immediate effect against entry at Sl. No.46A of Chapter 10 of  Schedule 2 of ITC(HS) : -

 

Sl. No.

Tariff Item HS Code

Unit

Item Description

Export Policy

Nature of Restriction

46 A

1001 10

Kg

Durum wheat :

Free

Export permitted through Custom EDI ports only.

1001 10 90

Kg

Other

Free

1001 90

Kg

Other:

Free

1001 90 20

Kg

Other wheat

Free

1001 90 39

Kg

Other

Free

 

Sub-heading Note : The term “durum wheat” means wheat of the Triticum durum species and the Hybrids derived from the inter – specific crossing of Triticum durum which have the same number (28) of chromosomes as that species.

 

3.         Effect of this notification:

           

Export of wheat has been made free.  Exports shall be only through Custom EDI ports.

 

 

 

 

(Anup K. Pujari)

Director General of Foreign Trade

E-mail: dgft@nic.in

 

 

 (Issued from F.No.01/91/180/773/AM 10/Export Cell)