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  POLICY CIRCULARS

CIRCULAR NO

DATE

SUBJECT

Circular-01

13.04.2005

Applicability of Para 9.4 of Handbook of Procedures for granting supplementary claims of DFCE for service providers

Circular-02

20.04.2005

Abeyance of Application received relating to Appendices 17D for DFCE under EXIM Policy (2003-04) and Target Plus Scheme under Foreign Trade Policy (2004-05) issued under Public Notices 69 and 70 dated 07.04.2005.

 

Circular-03

21.04.2005

Clarification regarding Public Notice No.31 dated 14.12.04 for issuance of Advance Licences for Pepper.

 

Circular-04

04.05.2005

Regarding last date for submission of applications for claiming benefits under DFCE under Exim Policy 2003-04

 

Circular-05

13.05.2005

Supplies made from 100% EOU to EPCG licence holder in DTA - clarification thereon.

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Circular-06

08.06.2005

Clarification regarding Para 9.53(iv) of the Foreign Trade Policy.

 

Circular-07

13.06.2005

Issuance of IEC Number to a Branch Office in India of a Foreign Company

Circular-08

13.06.2005

Registering Authority for EOU/SEZ Units in respect of import/export of spices.

Circular-09

14.06.2005

DFCE under EXIM Policy (2003-04) and Target Plus Scheme under Foreign Trade Policy (2004-05), clarification and other issues.

 

Circular-10

24.06.2005

Clarifications to Policy Circular No. 6 /2004-09 dated 26.10.2004 on deemed export benefits on supplies made to projects financed by multilaterial or bilaterial agencies/funds covered under Para 8.2(d) of Foreign Trade Policy.

 

Circular-11

27.06.2005

Re-assignment of 8 digit Codes of ITC(HS) to the Scheduled Chemicals of CWC as given against Category 1 B and 1 C to Appendix 3 to Schedule 2 of ITC(HS) Classification of Export & Import items, 2004-2009 regarding .

 

Circular-12

27.06.2005

Clarification regarding registration procedure that is being followed for import of all types of approved and unapproved drugs under the Advance Licensing Scheme.

 

Circular-13

29.6.2005

Import of Crude Edible Oils against export of refined edible oils under Para 4.7 of Handbook of Procedures

Circular-14

04.07.2005

Conversion of loan  of precious metals taken from the nominated agencies into outright purchase.

Circular-15

04.07.2005

Reimbursement of education cess paid on excise duty/terminal excise duty in case of supplies made under deemed exports

Circular-16

15.07.2005

Clarification regarding Para 5.1 of the Foreign Trade Policy.

Circular-17

15.07.2005

Clarification regarding DFCE for Status Holders (2003-04) under EXIM Policy

Circular-18

28.07.2005

Vishesh Krishi Upaj Yojana benefits for export of Cashew.

Circular-19

05.08.2005

DFCE certificate under Served From India scheme to Customs House Agents.

Circular-20

17.08.2005

Import of Food items and alcoholic beverages by Golf Course Resorts under Served From India Scheme

Circular-21

17.08.2005

Submission of Aayaat Niryaat Forms.

Circular-22

18.08.2005

Corrigendum to Policy Circular No.11 dated 27.6.2005 – corrections in the Annexure-A and Annexure-B thereto – regarding.

Circular-23

24.08.2005

Amendments in Policy Circular No.20 dated 17.8.2005 - Import of Food items and alcoholic beverages by Golf Course Resorts under Served From India Scheme

Circular-24

30.08.2005

Guidelines for import of Rough Marble Blocks/Slabs

Circular-25

31.08.2005

Clarification on admissibility of Vishesh Krishi Upaj Yojana benefits to Export Oriented Units (EOUs)

Circular-26

13.09.2005

Import of Air-conditioners covered under EXIM Code 8415.

Circular-27

05.10.2005

DFCE under EXIM Policy (2003-04), clarification regarding nexus with product group.

Circular-28

06.10.2005

DEPB message exchange with Customs- regarding.

Circular-29

06.10.2005

Classification of various Products under ITC(HS) Classifications of     Export and Import  Items (2004-09)-clarifications regarding.

Circular-30

10.10.2005

Importability of Alternative inputs allowed as per SION under DFRC Scheme        

Circular-31

18.10.2005

 Import of Coal under DFRC  Scheme.

 

Circular-32

21.11.2005

Temporary suspension of Pre-shipment Inspection (PSI) Agencies listed

under Appendix – V of the Handbook of Procedures.

Circular-33

24.11.2005

Policy Circular No. 32 (RE-2005)/2004-09 dated 21.11.2005 –

Corrigendum reg.     

Circular-34

30.11.2005

Policy Circular No. 24/2004-09 dated 30.08.2005 –

clarification reg.        

Circular-35

01.12.2005

Import of Air Conditioner without ODS gases.

Circular-36

05.12.2005

Admissibility of Duty Free Entitlement Certificate for Status holders and target plus Scheme on supply to SEZ.

Circular-37

05.12.2005

Reimbursement of excise duty paid on Fuels procured from Depots of Domestic Oil Companies.

Circular-38

08.12.2005

Last date for submission of applications for claiming benefits under DFCE for Status Holder Scheme under Exim Policy 2003-04

Circular-39

08.12.2005

Regarding last date for submission of applications for claiming benefits under Target Plus Scheme 2004-05

 

Circular-40

08.12.2005

Utilisation of Vishesh  Krishi Upaj Yojana scrips for imports.

 

Circular-41

12.12.2005

Clarification regarding procedure to be followed for import of all types of approved and un-approved drugs under the Advance Licensing Scheme.

Circular-42

14.12.2005

Temporary suspension of Pre-shipment Inspection (PSI) Agencies listed under Appendix – V of the Handbook of Procedures.

Circular-43

30.12.2005

Extension in last date for submission of applications under Vishesh Krishi Upaj Yojana and Served From India Schemes

Circular-44

10.01.2006

Online submission of applications

Circular-45

16.01.2006

Regarding following of  the  specified  format  of   Certificate of Origin  (NP),     issued  by  agencies  Listed    in Appendix 4-C  of HBP Vol.I

Circular-46

19.01.2006

Vishesh Krishi Upaj Yojana benefits for export of Cashew 

Circular-47

08.02.2006

 Import of products containing HCFC – 22 (R-22) gases.

Circular-48

10.02.2006

Online submission of applications

Circular-49

14.02.2006

Import of re-conditioned computer monitors.

Circular-50

15.02.2006

Vishesh Krishi Upaj Yojana benefits for export of Pepper and other items under ITC(HS) Code 0904 

Circular-51

28.02.2006

Clarification regarding eligibility of items under VISHESH KRISHI UPAJ YOJANA

Circular-52

09.03.2006

Vishesh Krishi Upaj Yojana benefits for export of Sesamum Seeds as per Entry No. 08.526 in Appendix 37A

 

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