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 10 (RE–2013)/2009-2014

New Delhi, Dated: 22nd April, 2013

 

 

Subject: Amendment in Policy Condition 1 to Chapter 40 of ITC(HS), 2012.

 

 

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 paragraph 2.1 of the Foreign Trade Policy, 2009-2014, as amended from time to time, the Central Government hereby amends Policy Condition 1 to Chapter 40 of ITC (HS) 2012, Schedule 1 (Import Policy) as under:

 

2.       Presently, the bracketed portion at the end of Policy Condition 1 appended to Chapter 40 of ITC (HS) 2012, Schedule 1 (Import Policy) reads as under:

“[This policy condition applies to EXIM codes 4012 11 00, 4012 12 00, 4012 13 00, 4012 19 10, 4012 19 20, 4012 20 10, and 4012 20 90].”

The applicability of Policy Condition already finds a mention against the relevant 8 digit codes. Hence, the portion mentioned in the bracketed portion is not required.

 

3.       The bracketed portion at the end of Policy Condition 1 appended to Chapter 40 of ITC (HS) 2012, Schedule 1 (Import Policy) stands deleted.

 

4.       Effect of this notification:

          The redundancy in Policy Condition 1 appended to Chapter 40 of ITC (HS) 2012, Schedule 1 (Import Policy) is removed with immediate effect.

 

 

 

(Anup K. Pujari)

Director General of Foreign Trade

E-mail: dgft[at]nic[dot]in

 

 

(Issued from 01/89/180/209/AM-02/PC 2(A))