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  POLICY CIRCULARS

CIRCULAR NO

DATE

SUBJECT

Circular-01

07.04.2006

Import of Sandal Wood.

Circular-02

10.04.2006

Import of Compressors without ODS and without refrigerant gas.

Circular-03

18.04.2006

Online submission of applications.

Circular-04

20.04.2006

Import of re-manufactured / second hand capital goods.

Circular-05

28.04.2006

Corrigendum to Policy Circular No. 29(RE-2005)/2004-09 dated 06.10.2005 – correction - reg. 

Circular-06

18.05.2006

Clarification regarding import of car for R & D purpose.

Circular-07

02.06.2006

Import of Sandalwood-cut off date for filing applications.

Circular-08

06.06.2006

Certificates of Origin (Non-preferential) issued to exporters by agencies listed in Appendix 4-C of Hand Book of Procedure Vol. I- information in Col.2 of the Certificates.

Circular-09

13.06.2006

Clarification on Notification No. 4(RE-2006)/2004-09   dated 4.5.2006.

Circular-10

20.06.2006

Collection and compilation of data on transfers (Imports and Exports) of Scheduled Chemicals of Chemical Weapons Convention (CWC) – enabling accurate submissions of the same to Organization for Prohibition of Chemical Weapons (OPCW) annually by Govt. of India – regarding.

Circular-11

28.06.2006

Validity of RCMC issued by Export Promotion Councils

Circular-12

03.07.2006

Decision of settlement commission in Central Board of Excise & Customs ( CBEC) regarding regularization of EO default and settlement of  customs duty and interest, in terms of Para 2.46 of the Foreign Trade Policy- regarding.

Circular-13

20.07.2006

Clarification regarding meaning of term ‘Duty’ under Para 3.2.5 of Handbook of Procedures, Vol.I(EXIM Policy, 2002-07) and Para 3.7.6 of Foreign Trade Policy 2004-09 for Target Plus Schemes (for export during 01.04.2004 to 31.03.2006). 

Circular-14

25.07.2006

Regarding payment of 5% customs duty against EPCG licence/Authorisation where the capital goods are procured domestically in terms of para 5.6 of the Foreign Trade Policy.

Circular-15

27.07.2006

New System for issuance of Import-Exporter Code Number.

Circular-16

04.08.2006

Policy Circular No.14(RE-2006)/2004-09 dated 25.07.2006 kept in abeyance.

Circular-17

24.08.2006

Transferable DFIA – Endorsement of the names of supporting manufacturers – Clarification regarding.

Circular-18

4.09.2006

Defacement of Shipping Bill in order to prevent leakage of confidential information.

Circular-19

11.09.2006

DTA sale on third party exports by EOUs – Clarification thereon.

 

Circular-20

05.03.2007

Filing of application under E-Com and physical Format-Clarification regarding last date of application for benefit under VKGUY, FMS and FPS. 

 

 

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