POLHEAD.JPG (19098 bytes)

  POLICY CIRCULARS
 

 

 

CIRCULAR NO

DATE

SUBJECT

Circular-01

26.07.2007

Guidelines for import of Rough Marble Blocks/Slabs for the year 2007-08.

Circular-02

30.07.2007

Guidelines for import of Rough Marble Blocks/Slabs for the year 2007-08.

Circular-03

10.08.2007

Methodology for distinguishing Artistic Work for grant of benefit under VKGUY Scheme( for export of identified 'Artistic Wooden Furniture' items as in Appendix-37A)

Circular-04

16.08.2007

Transitional Arrangements under Para 1.5 of Foreign Trade Policy, 2004-2009.

Circular-05

20.08.2007

Guidelines for import of Rough Marble Blocks/Slabs for the year 2007-08.

Circular-06

21.08.2007

Clarification on export documentation and entitlement under DFCE for status holders scheme under EXIM Policy and Target Plus Schemes under Foreign Trade Policy

Circular-07

21.08.2007

Guidelines for import of Rough Marble Blocks/Slabs for the year 2007-08.

Circular-08

30.08.2007

Procedure to be followed for deciding eligibility and level of cut in entitlement on applications filed beyond the due date subsequent to Public Notice No. 16 dated 10.7.2007.

Circular-09

31.08.2007

Councils authorised to issue Registration-cum-Membership  Certificate(RCMC) Certificate.

Circular-10

14.09.2007

Clarification regarding issue of Export House Status Certificate by Regional Offices of Directorate General of Foreign Trade

Circular-11

28.09.2007

One time approval for import of Soyabean oil obtained from Round-up-Ready Soyabean

Circular-12

01.10.2007

Clarification  on the facility of Export Promotion Schemes administered by DGFT.

Circular-13

01.10.2007

Clarification  on the availability of benefit of DFIA scheme for physical exports to RPA countries

Circular-14

03.10.2007

Duty free import of fuel under Advance Authorisation Scheme- Clarification regarding

Circular-15

19.10.2007

Ban on export of non-basmati rice - clarification regarding

Circular-16

22.10.2007

Issuance of End Use (No Objection) Certificate for import of Boric Acid – Clarification regarding

Circular-17

26.10.2007

Vishesh Krishi Upaj Yojana benefits for

export of Cashew, Pepper, Chilly, Cardamom

and Sesamum Seeds for exports from 1.4.2004

till 31.8.2004.

Circular-18

30.10.2007

Clarification regarding procedure to be followed

for destruction of drugs imported from un-

registered sources under the Advance

Authorisation Scheme

Circular-19

05.11.2007

Applicability of Public Notice No 36 in respect

of pending claims for TED refunds as per

amended Para 8.3.1(iii) of HBP Volume I

Circular-20

05.12.2007

Norms Committee-Para 4.7 cases Guidelines

Circular-21

14.12.2007

Import of vehicles used in off-highway operations such as mining, industrial undertakings, irrigation, general construction etc.

Circular-22

24.12.2007

Import Policy of 1-Bromo-3-Chloro Propane

Circular-23

31.12.2007

Import  of Sandal Wood.

Circular-24

01.01.2008

Merger(s) and Acquisition(s) of companies and /or firms during 1.4.2002 to 31.3.2006 and consequential grant of benefits under DFCE for status Holders’ Scheme of the then EXIM policy and under Target Plus Scheme of Foreign Trade Policy, clarification thereof.

Circular-25

01.01.2008

Service not originating from India and Served From India Scheme(SFIS) for service providers, clarification thereof.

Circular-26

09.01.2008

Export of restricted/ Prohibited items, clarification regarding eligibility under Schemes under Chapter 3 of FTP 2004-09.

Circular-27

17.01.2008

Validity of Registration-cum-Membership Certificate(RCMC) and Councils authorized to issue RCMC

Circular-28

22.01.2008

Explanatory note to Public Notice No 99 (RE-2007) 2004-09 dated 8.1.2008

Circular-29

06.02.2008

Clarification regarding clubbing of Advance Authorisations under paragraph 4.20 of HBP Vol. 1.

Circular-30

07.02.2008

Guidelines for grant of benefits under Focus Product scheme for Export of Handloom Products bearing ‘Handloom Mark’.

Circular-31

29.02.2008

Clarification regarding requirement for return of original TR-6 Challan evidencing payment of Customs Duty for the excess raw material imported against Advance Authorisation Scheme

Circular-32

13.03.2008

Import of Sandalwood-cut off date for filing application

Circular-33

17.03.2008

Clarification regarding request of firms for extension  in export obligation period.

Circular-34

24.03.2008

Issuance of Ad-Hoc Advance Authorisations under Para 4.7 forReadymade Garments of Textiles,Leather and Para 3.9.1 of PolicyCircular No. 20 dated 05.12.2007