POLICY CIRCULARS  

CIRCULAR NO

DATE

SUBJECT

 Circular -01

 27.08.2009

Amendment of Policy Circular No. 77 dated 31.03.09 related to “Guidelines for import of Precious Metal by the Nominated agencies” - regarding.

 Circular -02

 27.08.2009

 Import of sports weapons by ‘Renowned Shootersreg.

Circular -03

27.08.2009

Automatic Endorsement of Additional Items permitted for imports under Target Plus Scheme (under Para 3.7 - FTP RE2004 / FTP RE2005) and under DFCE for Status Holders Scheme (under Para 3.7.2.1 (vi) of EXIM Policy (RE2003)).

Circular -04

01.09.2009

Corrigendum in respect of export of Meat of Sheep/Goat covered under Chapter 2 of ITC(HS).

Circular -05

04.09.2009

Import of sports weapons by "Renowned Shooters.''

Circular -06

09.09.2009

Import of waste paper

Circular -07

16.09.2009

Constitution of an Inter-Ministerial Committee to redress/resolve problems/issues of exporters – Constitution reg.

Circular -08

29.09.2009

Guidelines for import of Rough Marble Blocks/Slabs for the year 2009-10.

Circular -09

01.10.2009

Clarification with regard to:

A: Deemed Export Benefits on supplies against Invalidation Letter / ARO.

B: Value Addition requirement on clubbing - regarding. 

Circular -10

12.10.2009

Clarification to enable procurement of spares beyond 5% by

granite sector EOUs.

Circular -11

13.10.2009

Reimbursement of Secondary and higher education cess paid

on excise duty/terminal excise duty in case of supplies made

 under deemed exports.

Circular -12

23.10.2009

Import licences for Rough Marble Blocks/Slabs – Issue

of balance quota for the year 2009-10 as per New Policy.

Circular -13

 27.10.2009

Operationalisation of provisions of  Para 5.11.2 of Hand

Book of Procedure Vol.-1 (2009-14)

Circular -14

30.10.2009

Constitution of an Inter-Ministerial Committee to redress/resolve   problems/issues  of exporters- Constitution reg.

Circular -15

05.11.2009

Grant of VKGUY and FPS/FMS benefits against self attested EP copy of shipping bills (in cases where original EP copy of Shipping Bill has been negotiated by the Bank).

Circular -16

13.11.2009

Clarification regarding Foreign Exchange earnings to be counted for redemption of EPCG Authorizations issued to Service Provider.

Circular -17

18.11.2009

Issuance of  EPCG authorization to Branch Offices etc.

Circular -18

08.12.2009

Admissibility of DEPB benefit   under DEPB entry  number 507 meant for the   export product “Rubber Compounded Sheets/ Rings/Gasket” falling under the product Group “Chemicals” (Product Code: 62).

Circular -19

18.12.2009

Permission for export of edible oil small consumer packs-regarding.

Circular -20

01.01.2010

Extension of time for filing of applications for fixation of Brand Rate of Duty Drawback for High Speed Diesel (HSD) supplied by domestic oil companies to EOU's prior to issue of Notification No. 20 dated 17.8.05.

Circular -21

12.01.2010

Eligibility of cotton bathmats/rugs for grant of duty credit scrip under  VKGUY/FPS of FTP.

Circular -22

03.02.2010

Procedure to re-credit 4% Special Additional Duty (SAD) of Customs in DEPB, VKGUY, FPS, FMS, MLFPS scrips in view of the refund facility allowed under Customs Notification No. 102/2007-Customs  dated 14th September, 2007 (as amended)  to be read with the Customs instructions communicated vide F.No.354/129/2007-TRU dated 14.9.2007, Customs circular No..6 /2008-Customs dated 28th April, 2008 and 6 /2009-Customs dated 9th February, 2009   - regarding

Circular -23

09.02.2010

Confirming membership of Chartered accountants with the Institute of Chartered Accountants of India.

Circular -24

11.02.2010

Clarification on the stipulation of minimum 15% disbursement of precious metal by Nominated agencies to exporters – regarding.

Circular -25

22.02.2010

Amendment in Policy Circular No. 94 dated 16.6.2009 – Verification of new IEC.

Circular -26

17.03.2010

Import of Ships (Vessels) & other moveable capital goods etc. if imported under SFIS Scheme of FTP and their installation, clarification thereof.

Circular -27

25.03.2010

Acceptance of cash payments (in Foreign Currency Notes),  for the purpose of fulfillment of export obligation (EO) by Service Providers under EPCG Scheme; as well as for eligibility for SFIS scrips.

Circular -28

31.03.2010

Drawing of export samples of basmati rice for variety identification purposes.

Circular -29

31.03.2010

Invitation for applications for Import licences for Rough Marble Blocks - Issue of quota for the financial year 2010-11 as per Policy Notified vide Notification No. 36/2009-14 dated 31-3-2010.

Circular -30

12.04.2010

Listing of Supporting Manufacturer in the SHIS scrip (Para 3.10.4 of HBP V.I) and other details/instructions regarding SHIS.

Circular -31

26.04.2010

Import of sports weapons by Renowned Shooters.

Circular -32

14.05.2010

Online transmission of DES(Advance Authorization), EPCG and DEPB authorizations at 9 ICES 1.5 new location w.e.f. 17.05.2010 reg.

Circular -33

19.05.2010

Grant of Status Holders Incentive Scrip benefit to textile garments.

Circular -34

19.05.2010

International accredited agencies for issuance of TAC/COP for import of vehicles.

Circular -35

03.06.2010

Inter-changeability of Pharmacopeia suffix USP/EP/BP/JP/IP with the export product for fulfillment of export obligation.

Circular -36

05.07.2010

Revalidation of Import Authorisation  for Restricted Items (except SCOMET Items).

Circular -37

07.07.2010

Online transmission of DES (Advance Authorization), EPCG and DEPB  authorization at 33 ICES 1.5 new location w.e.f 10.07.2010-reg.

Circular -38

15.07.2010

Telecom Sector and their entitlement under SFIS scheme and other issues of SFIS scheme.

Circular -39

15.07.2010

Executiion of LUT/BG against Import Authorisation issued by import of Restricted Items on Re-export basis.

Circular -40

16.07.2010

Declaration of Intent for claiming benefits of various schemes under Chapter 3 of FTP 2009-14 and mentioning of ITC [HS] Codes on Shipping Bills, mandatory requirements thereof.