\(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.  11(RE-2012) /2009-2014

New Delhi, Dated  22nd August, 2012

 

Subject: Amendment in para 4A.2.1 of FTP (RE-2012) / 2009-14 regarding Export of Cut & Polished Diamonds sent abroad for Certification/ Grading & re-import.

 

S.O (E)  In exercise of the powers conferred by Section 5 of the Foreign Trade (Development & Regulation) Act, 1992, as amended,  read with paragraph 1.3 of the Foreign Trade Policy, 2009-2014, the Central Government hereby amends paragraph 4A.2.1 in Chapter 4 of Foreign Trade Policy, 2009-2014 (RE 2012) to include 5 additional laboratories to the list of authorised laboratories.

 

2.  Under  para 4A.2.1  of the Foreign Trade Policy dealing with  “Export of Cut & Polished Diamonds for Certification/ Grading & Re-import” following five additional authorized laboratories for certification/ grading of diamonds of 0.25 carat and above are added after Serial No. (x):

 

(xi)          GIA Hong Kong Laboratory Ltd., Hong Kong;

(xii)       Gemological Research (Thailand) Co. Ltd., Bangkok;

(xiii)     GIA Education and Laboratory (Pvt) Ltd., Johannesburg;

(xiv)     GIA Education and Laboratory, Goborone (Botswana);

(xv)        Forevermark NV, Antwerp, Belgium

 

3.  Effect of the Notification:

 

 To the existing authorised laboratories, five additional laboratories are added for purpose of certification/grading of diamonds of 0.25 carrots & above.

 

 

Sd/-

(Anup K. Pujari)

Director General of Foreign Trade

E-mail: dgft@nic.in 

 

(Issued from File No.01/94/180/409/AM12/PC-4)