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. 78 (RE-2010)/2009-14

New Delhi, Dated 10th October, 2011

 

Subject:- Policy for export of cotton waste including yarn waste and garneted stock [ITC (HS) Code 5202] with effect from 1st October,2011.

 

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, 2009-14, the Central Government hereby makes the following amendments in respect of   ITC (HS) Code 5202 at Sl. No. 161 A

 [ITC(HS) Classification] in the Notification No. 12(RE-2010)/2009-14 dated 16.12.2010 read with  Notification No. 58(RE-2010)/2009-14 dated 01.07.2011 :-

 

2.          The entries against ITC(HS) Code 5202 at Sl. No. 161 A in Chapter 52 of  ITC(HS) Classification are substituted as follows:-

Chapter 52

S. No.

Item Tariff Code

Unit

Item  Desc-ription

Export Policy

Nature of Restriction

161 A

5202

Cotton Waste including yarn waste and garnetted stock

Free

  

 

3.         This will come into effect from 01.10.2011.

 

4.         Effect of this notification:

           

Export of cotton waste [ITC(HS) Code 5202 ] will continue to be free.  Registration of contracts for cotton waste is not required now.  

 

 

(Anup K. Pujari)

Director General of Foreign Trade

e-mail: dgft@nic.in

 

(Issued from F.No.01/91/180/1194/AM10/Export Cell)