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

 

NOTIFICATION NO. 27 (RE-2013)/2009-2014

NEW DELHI, THE  5th JULY, 2013

 

Subject: Amendment in the Import Policy of Electrical Energy under Exim Code 2716 00 00.

 

S.O. (E): In exercise of powers conferred under Section 5 of the Foreign Trade (Development and Regulation) Act, 1992 read with paragraph 2.1 of the Foreign Trade Policy, 2009-2014, as amended from time to time, the Central Government hereby makes the following amendment in Chapter 27 of ITC (HS) 2012, Schedule 1 (Import Policy):

 

2.       The import policy of Electrical Energy under Exim Code 2716 00 00 in Chapter 27 of ITC (HS) 2012, Schedule 1 (Import Policy) is revised from ‘restricted’ to ‘free’. Accordingly, the amended entry under Exim Code 2716 00 00 shall be as under:

 

Exim Code

Item Description

Policy

Policy Conditions

2716 00 00

Electrical Energy

Free

 

 

3.       Effect of this Notification:

         

          Henceforth, import of electrical energy will not require authorization. 

 

 

(Anup K. Pujari)

Director General of Foreign Trade

E-mail : dgft@nic.in

 

 

[Issued from F. No. 01/93/180/25/AM-10/PC-2(A) Pt]