To be published in The Gazette of India Extraordinary Part-II, Section-3, Sub Section (ii)

 

Government of India

Ministry of Commerce and Industry

Department of Commerce

Directorate General of Foreign Trade

 

Notification No. 60 (RE- 2013 )/2009-2014

           New Delhi Dated the 23 December, 2013

 

Subject: Relaxation in policy for export of Wood Charcoal to Bhutan.   

 

S.O.(E)          In exercise of 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, 2009-14  the Central Government hereby makes the following amendments in respect of Sl. No. 179 of Schedule 2 of  ITC(HS) Classifications of Export and Import Items as under:

 

“Sl. No.179 of Chapter 44 of Schedule 2 of the ITC(HS) Classifications of Export and Import Items prohibits export of wood charcoal.  This prohibition will not apply to Bhutan”.

 

2.           Effect of this notification:

 

            There will be no prohibition on export of wood charcoal to Bhutan.

 

   

 

 

(Anup K. Pujari)

Director General of Foreign Trade

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

 

(Issued from F.No. 01/91/171/56/AM09/Export Cell/Pt)