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  POLICY CIRCULARS  

CIRCULAR NO

DATE

SUBJECT

 Circular -01

 11.04.2008

 Clarification on refund of Service Tax by Department of Revenue.

 Circular -02

 16.04.2008

 Clarification  regarding Actual User Condition for import of Sugar under Advance Authorisation Scheme.

 Circular -03

 24.04.2008

 Admissibility of 5% entitlement rate under VKGUY Scheme for shipments under Duty Drawback Scheme where the Drawback Rate is up to 1% only (including both Customs and Excise components)

 Circular -04

 24.04.2008

 Entitlement of DEPB prior to issuance of Public Notice withdrawing the benefit under the Scheme-regarding.

 Circular -05

 28.04.2008

Utilisation of Vishesh Krishi and Gram Udyog Yojana (VKGUY) scrips (Erstwhile Vishesh Krishi Upaj Yojana (VKUY) scrips)

 Circular -06

 07.05.2008

Amendment in EPCG Authorization issued from 1.4.2008 to 11.4.2008

  Circular -07

 07.05.2008

 Import of Motor Car etc. under EPCG Scheme-(Para 5.1 of FTP)

  Circular -08

 04.06.2008

 Import of Sandalwood.

  Circular -09

 05.06.2008

 Payment of interest on delayed refund of Deemed Export DBK/TED/CST-Clarification.

  Circular -10

 05.06.2008

 Endorsement of permitted imports on duty credit scrips, issued under Target Plus Scheme, procedure thereof.

  Circular -11

 06.06.2008

 Ban/restriction on export of non-basmati rice-clarification regarding.

  Circular -12

 27.06.2008

 Guidelines for import of Rough Marble Blocks/Slabs for the year 2008-09.

  Circular -13

 30.06.2008

Guidelines for import of Rough Marble Blocks/Slabs for the year 2008-09.

 

Circular -14

 03.07.2008

Import policy  of items classified under ITC(HS) code 2846(Compounds, inorganic or organic, of rare-earth metals, of yttrium or of scandium or of scandium or of mixtures of these metals)

Circular -15

 04.07.2008

Grant of benefits under Served From

India Scheme (SFIS) and Para 5.4(v) of FTP

RE2007 - clarification thereof.

 

Circular -16

 04.07.2008

Grant of benefits under Promotional

Schemes of Chapter 3 and Para 5.4(v) of

FTP RE2007, clarification thereof.

 

Circular -17

 04.07.2008

Submission of multiple applications

and part payments for claiming deemed

export benefits under para 8.3.1 of HBP -

Clarification  regarding

 

Circular -18

 10.07.2008

Ban on export of Maize- Notification 22

dated 3.7.2008- clarification regarding.

 

Circular -19

 15.07.2008

Clarification regarding applicability of

the instructions contained in Public

Notice No. 52 dated 27.9.2007

 

Circular -20

 16.07.2008

Documents/verification required to

establish eligibility and entitlement of

units for import of rough marble

blocks/slabs under Policy Circular

No.13 (RE-08)/ 2004-2009 dated

30.6.2008.

Circular -21

 17.07.2008

Payments received in Indian Rupees by Tourist Transport Operator which would be regarded as foreign exchange earned for the purpose of EO under EPCG Scheme

Circular -22

 18.07.2008

Requirement of endorsement of specific ITC(HS) Code against each input allowed as per Standard Input Output Norms (SION) under Export Promotion Schemes such as Advance Authorization, DFRC, DFIA etc- Regarding.

 

Circular -23

 28.07.2008

Eligibility of supplies to EOUs for deemed export benefits.

 

Circular -24

 04.08.2008

Clarification regarding payment received in Free Foreign Exchange(FEE)/Indian Rupees by airport service provider for export Obligation(EO) fulfillment under EPCG Scheme.

 

Circular -25

 08.08.2008

Guidelines for import of Rough Marble

Blocks/Slabs for the year    2008-09.

 

Circular -26

 11.08.2008

Modification in IEC Number

 

Circular -27

 14.08.2008

Last date for filing of applications and applicability of late cut for Schemes under Chapter 3 of FTP, clarification thereof

 

Circular -28

 20.08.2008

Guidelines for import of Rough Marble Blocks / Slabs for the year 2008-09

 

Circular -29

 20.08.2008

Clarification regarding Grant of Deemed Export Benefits for supplies to Mega Power Projects.

Circular -30

 29.08.2008

Jurisdiction of RA in case of issuance of IEC to proprietorship firms

Circular -31

 08.09.2008

Clarification on transfer of inputs to the notified areas stated in paragraph 4.5 of HBP V.1 under DFIA Scheme.

Circular -32

 10.09.2008

Port of registration on authorizations issued for import of restricted items.

Circular -33

 30.09.2008

Drawing of export samples of basmati rice and PUSA 1121 non Basmati Rice for variety identification purposes – Notification No 39 dated 16.9.2008 – Procedure regarding

Circular -34

 10.10.2008

Guidelines for import of Rough / unprocessed Blocks and Slabs of agglomerated / artificial stones for the year 2008-09

Circular -35

 10.10.2008

Guidelines for import of Rough / unprocessed Blocks and Slabs of agglomerated / artificial stones for the year 2008-09

Circular -36

 16.10.2008

Submission of applications for claiming deemed export benefits under Para 8.3.1 of HBP, Vol.I

Circular -37

31.10.2008

Guidelines for import of Rough Marble Blocks/Slabs for the year 2008-09.

Circular -38

20.11.2008

Relaxation of ban for export of non-basmati rice by two 100% EOU units – regarding monitoring of export quantity

Circular -39

 

 

 

20.11.2008

Permission for export of edible oil in small consumer packs and proposal to allow export of fish oil – Monitoring of export quantity – regarding

Circular -40

 

20.11.2008

Representations have been received from pharmaceutical units regarding mandatory submission of Drug Manufacturing Licence at the time of issue of EPCG authorization to pharmaceutical units based on which grant of EPCG authorization has been allowed  subject to furnishing 100% Bank Guarantee in lieu of Drug Manufacturing Licence.

Circular -41

20.11.2008

Debit of advance authorization/DFIA based on balance CIF value of inputs in freely convertible currency-regarding.

Circular -42

24.11.2008

Review of Advance Authorization cases

issued under Policy Circular No.9 dated

30.6.2003 for fulfillment of export

obligation – regarding

Circular -43

02.12.2008

Operationalisation of provisions of Para 2.11.3 of Hand Book of Procedures Vol.I. 2004-09 – updated on 11.04.2008

Circular -44

04.12.2008

Refund of TED to manufacturers of

vehicles for deemed export supplies to

EPCG Authorization holders through

their dealers

Circular -45

04.12.2008

Clarification on export of “Military Stores” – regarding

Circular -46

05.12.2008

Import policy of items classified under Exim

Code 5402 44 00  -- Elastomeric,    5402 47 00—Other, of polyesters.

 

Circular -47

8.12.2008

Clarification regarding Service Tax Refund.

Circular -48

19.12.2008

Import of Trucks/Tippers/Dumpers etc. under EPCG Scheme.

Circular -49

22.12.2008

Notification No. 63 (RE-2008) dated 21.11.2008 and No. 64 (RE- 2008) dated 24.11.2008 – transitional arrangements. 

Circular -50

06.01.2009

Correlation of inputs with the export product  under DFIA Scheme – regarding

Circular -51

06.01.2009

FOB value of export for Schemes under

Chapter 3 of FTP, clarification regarding

Commission

Circular -52

06.01.2009

Requirement of NOC before clearance of Ozone Depleting Substance (ODS) against Advance Authorizations.

Circular -53

09.01.2009

Guidelines for import of Rough/unprocessed Blocks and Slabs of agglomerated / artificial stones for the year 2008-09.

Circular -54

9.1.2009

Amendments in Schedule-I (Imports) to the ITC (HS) Classifications of Export and Import items, 2004-09.  

Circular -55

19.01.2009

Clarification on applicability of Public Notice No. 28 dated 9.6.2008.

Circular -56

21.01.2009

Claim of freely transferability duty credit scrip benefits under Chapter 3 FTP, clarification regarding eligibility of exports by EOU.

Circular -57

15.1.2009

Return of Bank Guarantees submitted in lieu of Drug Manufacturing Licence (DML) in terms of Public Notice No. 109 dated 17.11.2008 – Regarding

Circular -58

06.02.2009

Notification No. 82 (RE-2008) dated 23.01.2009 – transitional arrangements thereunder and origin of goods under prohibition.

Circular -59

10.02.2009

Importability of items where import restrictions have been removed vide Notification No.81 dated 16.1.2009.

Circular -60

12.2.2009

Acceptance of Tracking Report, duly certified by accredited agent of goods carrier, under FMS and Market Linked Focus Product Scheme.

Circular -61

13.2.2009

Import of Construction Equipment under EPCG Scheme.

Circular -62

13.2.2009

Clarification on grant of SFIS benefits to Service providers under EPCG scheme for the period 1.4.2007 -31.3.2008

Circular -63

18.2.2009

Requirement of PHA release order for import of raw cashewnuts  -   exemption  thereof.

Circular -64

26.2.2009

Procedure for issuing Free Sale and Commerce Certificate  Clarification regarding.

Circular -65

26.2.2009

Guidelines for import of Rough Marble Blocks and Slabs for the year 2008-09.

Circular -66

26.2.2009

Guidelines for import of Rough  Blocks and Slabs of agglomerated /   artificial stones for the year 2008-09.

Circular -67

02.3.2009

Guidelines for import of Rough  Marble Blocks and Slabs    for the year 2008-09.

Circular -68

02.3.2009

Guidelines for import of Rough  Blocks and Slabs of agglomerated /   artificial stones for the year 2008-09.

Circular -69

02.3.2009

Notification No.94(RE-2008/2004-09.

Circular -70

16.3.2009

Import of restricted item(s) against transferred DFIA.

Circular -71

18.3.2009

Guidelines for issuance of Freely Transferable ‘Supplementary’ Duty Credit Scrip under Chapter 3 Schemes.

Circular -72

24.3.2009

Importability of Alternative inputs allowed as per SION under DFIA Scheme.

Circular -73

25.3.2009

Policy Circular No. 68(RE-08)/2004-2009 dated 2nd March, 2009.

Circular -74

26.3.2009

Guidelines for import of  Marble by EOUs.

Circular -75

27.3.2009

Claiming  of  deemed  export  benefits under para 8.2(b) of FTP – Clarification   regarding.

Circular -76

30.3.2009

Guidelines for execution of BG/LUT with Regional Authorities for filing application under DEPB scheme  and Incentive schemes of Chapter 3 of  FTP without the requirement of Bank Realisation Certificate - regarding.

Circular -77

31.3.2009

Guidelines for import of Precious Metal by the Nominated agencies - regarding.

Circular -78

01.4.2009

Import of Waste paper- regarding.

Circular -79

01.4.2009

Terms and conditions to govern EPCG Authorizations issued to DTA unit after conversion from EOU unit.

Circular -80

13.4.2009

Clarification regarding extension of Export Obligation Period (EOP) against Advance Authorization – regarding.

Circular -81

20.4.2009

Export of Sugar – reintroduction of the system of export release orders w.e.f. 1.1.2009 for export under OGL-reg.

Circular -82

28.4.2009

Import of waste paper.

Circular -83

29.4.2009

Restriction on import of Hot Rolled Coils - Notification No. 63 dated 21.11.2008.

Circular -84

30.4.2009

Terms and conditions for issue of EPCG authorizations to EOU units after conversion to DTA unit-Regarding.

Circular -85

30.4.2009

Recognition of certification/inspection reports/ test reports issued by Indian bodies by Ecuador.

Circular -86

04.5.2009

Clarification regarding applicability of 36

months Export Obligation Period EOP under

Duty Free Import Authorization (DFIA)

Scheme .

 

Circular -87

04.5.2009

Export of Sugar – reintroduction of the system of export release orders w.e.f. 1.1.2009 for export under OGL-reg.

Circular -88

06.5.2009

Import of waste paper.

Circular -89

15.5.2009

Automatic Endorsement of permitted imports on duty credit scrips, issued under DFCE for Status Holders Scheme of EXIM Policy RE2003- Para 3.7.2.1 (vi), and clarification on the condition of nexus with product group exported.

Circular -90

15.5.2009

Nexus with Exported products under Target Plus Scheme, Clarification thereof.

Circular -91

21.5.2009

“Error 96” cases and their online validation under DEPB Scheme – Regarding.

Circular -92

04.6.2009

Export of Sugar – reintroduction of the system of export release orders w.e.f. 1.1.2009 for export under OGL – Corrigendum to Policy Circular No. 87 (RE-09)/2004-2009 dated 4.5.2009 - regarding.

Circular -93

10.6.2009

Regarding incentives for Fast Track Companies.

Circular -94

16.6.2009

Verification of new IEC Number.

Circular -95

16.6.2009

Prohibition on import of toys.

Circular -96

24.6.2009

Import of metal scrap – submission of copy of contract between buyer and seller.

Circular -97

08.7.2009

Import of waste paper.

Circular -98

10.08.2009

Modification of Policy Circular No. 51 (RE-2008) / 2004-2009 dated 6th January, 2009.

Circular -99

11.08.2009

Advance Authorization – Export of SCOMET items – Clarification regarding.

Circular -100

12.08.2009

Condition on import of textile and textile articles as per Para 11 (i) of Chapter 1A of ITC (HS) Classifications of Export and Import Items 2004-09.

Circular -101

13.08.2009

Guidelines for import of Rough Marble Blocks/Slabs for the year 2008-09.