MINUTES OF THE MEETING No. 35/09 dated 26.11.2008 UNDER THE CHAIRMANSHIP OF Shri S.K. Prasad, Addl.DGFT.

 

The 35/09 meeting of Advance Licensing Committee was dated 26.11.2008 under the Chairmanship of Shri S.K. Prasad, Addl. DGFT.

 

Case No A-90

NC No.35/09

Dated 26.11.08

M/s. Aries Dye Chem Inds., Ahmedabad

F.No.01/87/50/1144 /AM06/DES-IV

RLA F.No.08/24/40/186/AM06

Lic.No.0810052833 dated 29/12/2005

 

The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. 14010/116/2007/Ch.II dated 15.5.2006 as per earlier decision of NC taken in Meeting No.25/08 dated 3.10.2007 and decided to approve this case as under:-

 

Item of Export

Qty

Item of Import

Qty

Acid Brown 75

1 kg.

1. H Acid

2. Resorcinol

3. Sodium Picramate

4. Para Nitro Aniline

5. Sodium Nitrite

0.460 kg

0.158 Kg

0.312 Kg

0.190 Kg

0.297 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE

 

Case No M-327

NC No.35/09

Dated 26.11.08

M/s. Esteem Inds., Goa

F.No.01/83/50/1623 /AM08/DES-IV

RLA F.No.17/24/40/97/AM08

Lic.No.1710001838 dated 28/11/2007

 

The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. 14010/11/2007/Ch.II dated 26.11.2008 and decided to approve this case as under:-

 

Item of Export

Qty

Item of Import

Qty

Triethanol Amine 99%

1 Kg

1. Ethylene Oxide

2. Monoethanol Amine

0.590 Kg

0.409 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

Case No M-328

NC No.35/09

Dated 26.11.08

M/s. Esteem Inds., Goa

F.No.01/83/50/1621 /AM08/DES-IV

RLA F.No.17/24/40/89/AM08

Lic.No.1710001826 dated 27/11/2007

 

 

The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. 14010/11/2007/Ch.II dated 26.11.2008 and decided to approve this case as under:-

 

Item of Export

Qty

Item of Import

Qty

Triethanol Amine 99%

1 Kg

1. Ethylene Oxide

2. Monoethanol Amine

0.590 Kg

0.409 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

 

Case No M-329

NC No.35/09

Dated 26.11.08

M/s. Esteem Inds., Goa

F.No.01/83/50/381 /AM08/DES-IV

RLA F.No.17/24/40/20/AM08

Lic.No.1710001648 dated 12/5/2007

 

 

The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. 14010/11/2007/Ch.II dated 26.11.2008 and decided to approve this case as under:-

 

Item of Export

Qty

Item of Import

Qty

Triethanol Amine 99%

1 Kg

1. Ethylene Oxide

2. Monoethanol Amine

0.590 Kg

0.409 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

 

 

 

Case No M-330

NC No.35/09

Dated 26.11.08

M/s. Britacel Silicons Ltd,, Mumbai

F.No.01/83/50/1478 /AM08/DES-IV

RLA F.No03/94/40/1278/AM07

 

The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (PC. Division) forwarded vide their U.O. No. 46011/75/2008/PC.II dated25.9.2008 and decided to approve this case as under:-

 

Item of Export

Qty

Item of Import

Qty

Hydrosil Super

1 Kg

1. Product DSA 20

2. Quart 56

3. Bronoidol

0.800 Kg

0.200 Kg

0.015 Kg

Vitasoft

1 Kg

1. Sandtex SWPI LIQ

2. Vitamin E

0.980 Kg

0.005 Kg

Nysil 800

1 Kg

1. Soren 208

2. Hisoftner HK 902

3. Diethylene Glycol

4. Polythylene Glycol-400

0.050 Kg

0.750 Kg

0.100 Kg

0.100 Kg

Scorex CO

1 Kg

1. Product Z 105

2. Texson 69

3. Soren 208

4. Acumer 9420

0.800 Kg

0.100 Kg

0.100 Kg

0.020 Kg

Score WET N3

1 Kg

1. Grand P/48 AF

2. Soren 208

3. Diethyl-2-Ethylhexyl Phosphate

4. Caustic Soda

0.500 Kg

0.200 Kg

0.050 Kg

 

0.050 Kg

Secostab FE

1 Kg

1. Acumer 1000

2. Maxene DT-50

3. Texson 70

4. Caustic Soda

5. Diethyl 2 Ethylhexylphosphate

0.560 Kg

0.200 Kg

0.200 Kg

0.050 Kg

0.050 Kg

Unicel Conc

1 Kg

1. Alphox 200

2. N Octanol

3. Texson 69

4. Texson 708

0.650 Kg

0.100 Kg

0.200 Kg

0.050 Kg

XLear 98

1 Kg

1. Acumer 9420

2. Bronoidol

3. Soren 208

0.9700 Kg

0.0025 Kg

0.0200 Kg

 

RLA concerned may take necessary action under Para 4.4.2 of HBP as per above decision of NORMS COMMITTEE.

 

 

 

 

Case No M-331

NC No.35/09

Dated 26.11.08

M/s. Vee Kay Vikram & Co.,,Ahmedabad

F.No.01/83/502/287 /AM07/DES-IV

RLA F.No08/24/40/0060/AM07

Lic.No.0810057281 dated 14/6/2006

 

The Committee considered the case as per agenda and in view of the representation dated 12/11/2008 of the firm, the Committee decided to amend the description of the export items subject to the condition that the firm should account for minimum PU content 11.30 Kg in export product as under since the export has already been made :-

 

Item of Export

Qty

Item of Import

Qty

1)      36 ND BI-DI Brush PIG

 

2)      Spare Sealing DISC

2 No.

 

 

8 No.

(Total Min.

Weight of PU

Content 1130 Kg)

1. Polyurethane Prepolymer

 

 

2. Curative (Additive)

1067.51 Kg

 

 

118.52 Kg

The above norms are fixed in supersession of Norms Fixed in Meeting No.40/83 ALC 1/2007 dated 9/1/08 in Case No.38/15/83-ALC 1/2006.

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

 

Case No M-332

NC No.35/09

Dated 26.11.08

M/s. Sriram Compounds (P) Ltd,., Goa

F.No.01/83/50/343 /AM08/DES-IV

RLA F.No.05/24/40/113/AM08

Lic.No.0510203713 dated 16/5/2007

 

 

The Committee considered the case as per agenda and in the light of written comments of DIPP forwarded vide their U.O. No. Nil dated 26.11.2008 and decided to approve this case as under:-

 

Item of Export

Qty

Item of Import

Qty

Suface Coating (solid resin content 50+/-2%)

75000 Kg

1. Epoxide Resin (Solid Resin content 59-61%)

2. Phenolic Resin (content 35-55%)

3. Solvents, namely Naptha 150/Solvent C-9/Butyl Cellosolve

4. Waxes (PE & PTFE Type)

49650 Kg

 

15750 Kg

5475 Kg

7875 Kg

The above norms are fixed in supersession of Norms Fixed in Meeting No.5/09 ALC dated 30/4/08 in Case No.A-34.

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

 

 

 

 

 

 

Case No M-333

NC No.35/09

Dated 26.11.08

M/s. Indokem Ltd,, Mumbai

F.No.01/83/50/657 /AM08/DES-IV

RLA F.No.03/94/40/165/AM08

Lic.No.0310434343 dated 28/6/2007

 

 

The Committee considered the case as per agenda and decided to defer consideration of the case for two weeks for wants of comments from the D/o C&PC (Chem.Div.). Accordingly the case may be re-listed on 10.12.2008

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

Office of Directorate General of Foreign Trade
New Delhi -0
------------------------------------------------------------------------------
Para 4.7 Decision(DRAFT)

MEETING NUMBER

:

35/83-ALC1/2008 MEETING DATE : 26.11.2008

 

1

Case No.:47/24/83-ALC1/2007

Party Name:THERMAX LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00098/AM05/

RLA File :31/24/042/00010/AM05/

Lic.No/Date:3110015627
13.05.2004

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (PC. Division) forwarded vide their letter. No. 46011/238/2003/PC.II dated 30.6.2005 and decided to approve this caseon repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Pour Point Depressant Max DIP 774

1 kg.

1. Behenyl Alcohol

2. Acrylic Acid

3. Mixed Xylene

4. Heptane

 

0.42 kg.

0.11 kg.

0.52 Kg

0.04 Kg

 

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

2

Case No.:236/21/82-ALC4/2007

Party Name:INDOKEM LTD.[FORMERLY KNOWN AS KHATAU JUNKER LTD.]

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/82/050/00330/AM06/

RLA File :03/94/040/00311/AM06/

Lic.No/Date:0310336800
30.06.2005

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. 14010/145/2003/Ch.III dated 15.2.2005 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

VAT Brown 57 (Indonon Brown DY CDP)

1 kg.

1. Pyrene

2. Liquid Bromine

3. Acetophenatidine

4. Ortho Phenylene Diamine

5. Acetoc Acid

6. Caustic Soda Lye (100% basis)

7. Caustic Soda Flakes

8. Methanol

9. Caustic potash Flakes

10. Soda Ash

 

 

0.794 Kg

1.224 Kg

0.670 Kg

0.274 Kg

4.815 Kg

2.305 Kg

 

1.806 Kg

5.198 Kg

0.754 Kg

0.150 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

3

Case No.:50/46/83-ALC1/2007

Party Name:ICI INDIA LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/01858/AM08/

RLA File :02/24/040/00203/AM06/

Lic.No/Date:0210084659
22.12.2005

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for want of information called for from RLA vide letter dated 4.7.2008. Reminder issued on 25/8/2008 and 13/10/2008. Accordingly the case may be re-listed on 24/12/2008.

 

4

Case No.:51/46/83-ALC1/2007

Party Name:ICI INDIA LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/01859/AM08/

RLA File :02/24/040/00204/AM06/

Lic.No/Date:0210084661
23.12.2005

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for want of information called for from RLA vide letter dated 4.7.2008. Reminder issued on 25/8/2008, 13/10/2008 and 7/11/08. Accordingly the case may be re-listed on 24/12/2008.

 

 

5

Case No.:22/6/83-ALC1/2008

Party Name:ADANI EXPORTS LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00132/AM09/

RLA File :08/24/040/00251/AM06/

Lic.No/Date:0810053990
16.02.2006

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to write to NIC for data and defer consideration of the case for four weeks the Committee. RLA has also been requested vide letter dated 25/8/08 to send the report. Reminder issued on 13/10/2008 and 7/11/2008. Accordingly the case may be re-listed on 24.12.2008

 

6

Case No.:23/6/83-ALC1/2008

Party Name:ADANI EXPORTS LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00133/AM09/

RLA File :08/24/040/00252/AM06/

Lic.No/Date:0810053991
16.02.2006

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to write to NIC for data and defer consideration of the case for four weeks the Committee. Accordingly the case may be re-listed on 24.12.2008

 

7

Case No.:715/21/82-ALC4/2007

Party Name:INDOKEM LTD.[FORMERLY KNOWN AS KHATAU JUNKER LTD.]

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/82/050/01396/AM06/

RLA File :03/94/040/01236/AM06/

Lic.No/Date:0310367221
16.02.2006

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem. Division) forwarded vide their U.O. No. 14010/145/2003/Ch.II dated 5.9.2005 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

VAT Green 9 CDP (Indonon Black BBCDP)

1 kg.

 

 

 

 

 

1. Anthreaquinone

2. Glycerine

3. Toluene

4. Methanol

5. Caustic Potash Flakes

 

1.040 Kg

0.565 Kg

0.564 Kg

0.915 Kg

3.130 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

8

Case No.:42/46/83-ALC1/2007

Party Name:DIVYA JEWELLERS PVT LTD

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/01850/AM08/

RLA File :05/24/040/00297/AM07/

Lic.No/Date:0510186621
13.07.2006

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to write to NIC for data and defer consideration of the case for four weeks the Committee. Accordingly the case may be re-listed on 24.12.2008

 

9

Case No.:451/21/82-ALC4/2007

Party Name:INDOKEM LTD.[FORMERLY KNOWN AS KHATAU JUNKER LTD.]

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/82/050/00834/AM07/

RLA File :03/94/040/00575/AM07/

Lic.No/Date:0310398047
04.09.2006

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem. Division) forwarded vide their U.O. No. 14010/145/2003/Ch.II dated 5.9.2005 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Vat Black 22 CDP (Indonon Black 22 CDP)

1 kg.

 

 

 

 

 

1. Anthreaquinone

2. Glycerine

3. 1-Amino Anthraquinonw

4. Methanol

5. Toluene

6. Nitrobenzene

7. Caustic Potash Flakes

8. Caustic Soda Flakes

9. Soda Ash

10. Caustic Soda Lye (100% basis)

 

0.703 Kg

0.311 Kg

0.567 Kg

2.180 Kg

0.380 Kg

0.432 Kg

4.464 Kg

0.056 Kg

0.562 Kg

0.325 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

 

10

Case No.:13/35/82-ALC1/2006

Party Name:HILLWOOD FURNITURE PRIVATE LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/82/050/01173/AM07/

RLA File :10/24/040/00074/AM07/

Lic.No/Date:1010024638
19.10.2006

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided that a team from DIPP MSME(SSZ) and DGFT may visit sawn mills from different zone and submit report with in one month. The case is deferred for four weeks. Accordingly the case may be re-listed on 24.12.2008

 

 

11

Case No.:11/36/87-ALC1/2006

Party Name:ASSOCIATE EXPORTS,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/87/050/00670/AM07/

RLA File :03/94/040/00740/AM07/

Lic.No/Date:0310405802
30.10.2006

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided that a team from DIPP MSME(SSZ) and DGFT may visit sawn mills from different zone and submit report with in one month. The case is deferred for four weeks. Accordingly the case may be re-listed on 24.12.2008

 

 

12

Case No.:45/46/83-ALC1/2007

Party Name:KRISTALL OCEAN EXPORT PVT.LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/01853/AM08/

RLA File :03/94/040/00648/AM07/

Lic.No/Date:0310407349
09.11.2006

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to write to NIC for data and defer consideration of the case for four weeks the Committee. Accordingly the case may be re-listed on 24.12.2008

 

 

13

Case No.:29/38/82-ALC1/2006

Party Name:MURTUZA EXPORTS,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/82/050/01428/AM07/

RLA File :24/80/040/00031/AM07/

Lic.No/Date:2410017962
12.12.2006

Defer Date:24.12.2008

 

 

 

 

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the DC(SSI). Accordingly the case may be re-listed on 24.12.2008

 

 

 

 

14

Case No.:736/24/87-ALC1/2007

Party Name:AJANTA OFFSET & PACKAGINGS LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Rejected

HQ File :01/87/050/01072/AM07/

RLA File :05/24/040/00987/AM07/

Lic.No/Date:0510200280
01.03.2007

Defer Date:

Decision : The Committee considered the case as per agenda and decided to close the case as no reply/report received from RLA/Firm

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE

 

 

 

15

Case No.:57/3/83-ALC1/2008

Party Name:KEDIA LUMBERS

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Deffered

HQ File :01/83/050/00063/AM09/

RLA File :24/80/040/00041/AM07/

Lic.No/Date:2410018602
15.03.2007

Defer Date:26.11.2008

Decision : The Committee considered the case as per agenda and decided that a team from DIPP MSME(SSZ) and DGFT may visit sawn mills from different zone and submit report with in one month. The case is deferred for four weeks. Accordingly the case may be re-listed on 24.12.2008

 

 

16

Case No.:582/24/83-ALC1/2007

Party Name:APURVA BUILDCARE TECHNOLOGIES PVT. LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00288/AM08/

RLA File :03/94/040/01412/AM07/

Lic.No/Date:0310428731
08.05.2007

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (PC. Division) forwarded vide their U.O. No. 46011/94/2007/PC.II dated 23.7.2008 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Corocoat FC

(containing Epoxy Base and Curing Agent in the ratio of 2:1 by weight)

1 kg.

 

 

 

 

 

1. TEGO Airex 900 (Organo Poly Siloxane)

2. TEGO Glide B 1484

3. PYK A 530 (Poly Siloxane)

4. BYK 110 (Copolymer)

5. Amine Hardner (TH-7301)

6. Epoxy Resin (YD 128)

 

 

0.0011 Kg

 

0.0014 Kg

0.0049 Kg

0.0014 Kg

0.3505 Kg

0.3816 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

 

17

Case No.:18/12/83-ALC1/2007

Party Name:GUJARAT BORON DERIVATIVES PVT. LTD

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00277/AM08/

RLA File :34/24/040/00017/AM08/

Lic.No/Date:3410018756
09.05.2007

Defer Date:

 

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. 14010/137/2004/Ch.II dated 17.8.2007 & M/o Chemicals & Fertilizer(Deptt. of Fertilizers) vide their U.O.No.11017/62/2008-M&E dated 17/11/08, Committee decided to approve this case as under:-

 

Item of Export

Qty.

Item of Import

Qty.

Di Sodium Octaborate

1 Kg

Borax Pentahydrate

0.743 Kg

 

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

 

 

 

18

Case No.:13/22/83-ALC1/2007

Party Name:GUJARAT BORON DERIVATIVES PVT. LTD

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00279/AM08/

RLA File :34/24/040/00019/AM08/

Lic.No/Date:3410018758
09.05.2007

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.) Accordingly the case may be re-listed on 24/12/2008.

 

19

Case No.:22/14/83-ALC1/2007

Party Name:STP LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Rejected

HQ File :01/83/050/00394/AM08/

RLA File :02/24/040/00048/AM08/

Lic.No/Date:0210101014
24.05.2007

Defer Date:

Decision : The Committee considered the case as per agenda. The representative of DIPP present in the meeting and decided to reject the case as the firm has not given reply to D/letter dated 5.9.2008 issued by this office.

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

20

Case No.:41/19/83-ALC1/2007

Party Name:APURVA BUILDCARE TECHNOLOGIES PVT. LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00473/AM08/

RLA File :03/94/040/01484/AM07/

Lic.No/Date:0310431194
31.05.2007

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (PC. Division) forwarded vide their U.O. No. 46011/94/2007/PC.II dated 25.6.2008 and decided to approve this case as under:-

 

Item of Export

Qty

Item of Import

Qty

Corocid (EP 101) (Containing Epoxy Bae and Curing Agent in the ratio of 2:1 by weight)

1 Kg

1. Epoxy Resin (YD 128)

2. Amine Hardener (TH 7301)

0.5617 Kg

0.3505 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

21

Case No.:50/16/83-ALC1/2007

Party Name:HILLWOOD FURNITURE PRIVATE LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00519/AM08/

RLA File :10/24/040/00049/AM08/

Lic.No/Date:1010026736
14.06.2007

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided that a team from DIPP MSME(SSZ) and DGFT may visit sawn mills from different zone and submit report with in one month. The case is deferred for four weeks. Accordingly the case may be re-listed on 24.12.2008

 

22

Case No.:107/46/83-ALC1/2007

Party Name:FICUS PAX PVT. LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Rejected

HQ File :01/83/050/01915/AM08/

RLA File :07/24/040/00173/AM08/

Lic.No/Date:0710051998
14.06.2007

Defer Date:

Decision :The Committee considered the case as per agenda. The representative of DIPP present in the meeting and decided to reject the case as the firm has not given reply to D/letter dated 29.9.2008 issued by this office.

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

23

Case No.:336/23/85-ALC3/2007

Party Name:AIMEE BAJAJ INTERNATIONAL

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/85/050/00039/AM08/

RLA File :05/24/040/00204/AM08/

Lic.No/Date:0510205001
15.06.2007

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the DC(SSI). Accordingly the case may be re-listed on 24.12.2008

 

24

Case No.:72/3/83-ALC1/2008

Party Name:ALFA ICA (INDIA) LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00078/AM09/

RLA File :08/24/040/00084/AM08/

Lic.No/Date:0810065557
22.06.2007

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and noted the copy of application called for vide letter dated 27/10/08 is awaited.. Accordingly the case may be re-listed on 24/12/2008.

 

25

Case No.:113/46/83-ALC1/2007

Party Name:GRINDWELL NORTON LTD OR GRINDWELL INTERNATIONAL

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/01921/AM08/

RLA File :07/24/040/00225/AM08/

Lic.No/Date:0710052245
29.06.2007

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the M/o Steel and decided to issue reminder. Accordingly the case may be re-listed on 24.12.2008..

 

26

Case No.:114/46/83-ALC1/2007

Party Name:MANAKSIA LTD.( FORMERLY HINDUSTHAN SEALS LTD.)

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/01922/AM08/

RLA File :02/24/040/00095/AM08/

Lic.No/Date:0210102082
02.07.2007

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda. The representative of DIPP present in the meeting and decided to defer consideration of the case for four weeks since no hard copy of application received from RLA/Firm letter issued on 27.10.08 by this office. Accordingly the case may be re-listed on 24.12.2008.

 

27

Case No.:136/46/83-ALC1/2007

Party Name:FICUS PAX PVT. LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Rejected

HQ File :01/83/050/01944/AM08/

RLA File :07/24/040/00325/AM08/

Lic.No/Date:0710052728
06.08.2007

Defer Date:

Decision :The Committee considered the case as per agenda and decided to reject the case as the firm has not given reply to D/letter dated 29.9.2008 issued by this office.

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

28

Case No.:1926/26/81-ALC2/2007

Party Name:SRIROZ CONSULTANTS PVT. LTD

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/81/050/00264/AM08/

RLA File :31/24/040/00171/AM08/

Lic.No/Date:3110030413
20.08.2007

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and noted that file is awaited from DES-I (NC-I) and decided to issue reminder. Accordingly the case may be re-listed on 24.12.2008.

 

29

Case No.:351/23/85-ALC3/2007

Party Name:AIMEE BAJAJ INTERNATIONAL

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/85/050/00066/AM08/

RLA File :05/24/040/00419/AM08/

Lic.No/Date:0510208088
24.08.2007

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the DC(SSI). Accordingly the case may be re-listed on 24.12.2008

 

30

Case No.:13/25/83-ALC1/2007

Party Name:ASHAPURA MINECHEM LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/01038/AM08/

RLA File :03/94/040/00513/AM08/

Lic.No/Date:0310441280
30.08.2007

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of verbal comments of representative of DIPP, the Committee, this being old case, decided to clear the case on content basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Processed Bentonite (Lumps/Powder) containing 16.6% Minimum bentonite

6000.000 MT

1. Crude Bentonite

2. Soda Ash (Light/Dense)

1000.000 MT

240.000 MT

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

31

Case No.:169/46/83-ALC1/2007

Party Name:FICUS PAX PVT. LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Rejected

HQ File :01/83/050/01977/AM08/

RLA File :07/24/040/00497/AM08/

Lic.No/Date:0710053829
15.10.2007

Defer Date:

Decision :The Committee considered the case as per agenda and decided to reject the case as the firm has not given reply to D/letter dated 29.9.2008 issued by this office.

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

32

Case No.:176/46/83-ALC1/2007

Party Name:FICUS PAX PVT. LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Rejected

HQ File :01/83/050/01984/AM08/

RLA File :07/24/040/00534/AM08/

Lic.No/Date:0710054154
26.10.2007

Defer Date:

Decision :The Committee considered the case as per agenda and decided to reject the case as the firm has not given reply to D/letter dated 29.9.2008 issued by this office.

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

33

Case No.:181/46/83-ALC1/2007

Party Name:PLASTICHEMIX INDUSTRIES

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/01989/AM08/

RLA File :34/24/040/00163/AM08/

Lic.No/Date:3410020013
06.11.2007

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (PC. Division) forwarded vide their U.O. No. 46011/67/2008/PC.II dated 29.11.2008 and decided to approve this case as under:-

 

Item of Export

Qty

Item of Import

Qty

White Masterbatch CMC Xtra White XC (Containing 20% LLDPE, 75% Calcium Carbonate and 5% Titanium Dioxide)

1 Kg

1. LLDPE Granules

2. Calcium Carbonate

3. Titanium Dioxide

0.2060 Kg

0.7725 Kg

0.0515 Kg

Filler Calcium Carbonate Masterbatch (Containing 20% LLDPE , 80% Calcium Carbonate)

1 Kg

1. LLDPE Granules

2. Calcium Carbonate

0.2060 Kg

0.8240 kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

34

Case No.:2/9/83-ALC1/2008

Party Name:UNIVERSAL OLEORESINS

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00174/AM09/

RLA File :10/24/040/00129/AM08/

Lic.No/Date:1010027923
16.11.2007

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the Spices Board. Accordingly the case may be re-listed on 24/12/2008.

 

35

Case No.:80/3/83-ALC1/2008

Party Name:AMOL DICALITE LIMITED,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00086/AM09/

RLA File :08/24/040/00143/AM08/

Lic.No/Date:0810068620
22.11.2007

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda. The representative of DIPP present in the meeting and on the basis of written comments dt. 26.11.2008 offered by him the Committee decided to call for the following information from the firm as under:-

1. Weight of export product .
2. Mfg. process in details indicating wastage at each stage of Mfg.
3. Calculation sheet to arrive at the Qty. of R.M. asked for.
4. Production/Consumption data certified by Central Excise for the post one years for the export product under reference.

Accordingly the case may be re-listed on 24.12.2008.

 

36

Case No.:201/46/83-ALC1/2007

Party Name:MANAKSIA LTD.( FORMERLY HINDUSTHAN SEALS LTD.)

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/02009/AM08/

RLA File :02/24/040/00226/AM08/

Lic.No/Date:0210106398
23.11.2007

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (PC.Div.). Accordingly the case may be re-listed on 24.12.2008

 

37

Case No.:210/46/83-ALC1/2007

Party Name:J.D. JONES & CO. PVT. LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/02018/AM08/

RLA File :02/24/040/00247/AM08/

Lic.No/Date:0210107106
12.12.2007

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. IPP forwarded vide their U.O. No. Nil dated 26.11.2008 and decided to approve this case with 2% wastage as under:-

 

Item of Export

Qty

1. Combination Packing set (made out of expanded graphite yarn 25% and graphite sheet 75% ) Gland Packing

4000 Kg

2. Combination Packing Ring set (made out of expanded graphite yarn 35% and graphite sheet 65%) Gland Packing

1310 Kg

 

3. Flexible Pure Graphite Compressed Gland Packing Ring (made out of graphite sheet ) Gland Packing

820 Kg

 

4. Expanded Pure graphite yarn Braided Gland packing Ring reinforced with inconel wire and incorporated with sacrificial metal corrosion inhibitor) Gland packing

210760 Kg

 

Item of Import

Qty.

1. Expanded Graphite yarn (reinforced with 1 inconel wire and 6 nos. glass fibre without cotton fibre) 2grm/metre

1020 Kg

2. Graphite Sheet

Density 0.7G/CC

3060 Kg

3. Expanded Graphite yarn (cotton fibre reinforced with inconel wire) 1.5 mm dia.

467 Kg

4. Graphite Sheet

Density 0.7G/CC

836.4 Kg

5. Graphite Sheet

Density 0.7G/CC

861 Kg

6. Expanded Graphite yarn (cotton fibre reinforced with inconel wire) 1.5 mm dia.

464.2 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE

 

38

Case No.:12/51/83-ALC1/2007

Party Name:GEMWOOD A DIVISION OF GMD INTERNATIONAL

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/02046/AM08/

RLA File :10/24/040/00156/AM08/

Lic.No/Date:1010028447
10.01.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided that a team from DIPP MSME(SSZ) and DGFT may visit sawn mills from different zone and submit report with in one month. The case is deferred for four weeks. Accordingly the case may be re-listed on 24.12.2008

 

39

Case No.:37/11/83-ALC1/2008

Party Name:J.D. JONES & CO. PVT. LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00307/AM09/

RLA File :02/24/040/00281/AM08/

Lic.No/Date:0210108327
18.01.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of reply from the firm. Accordingly the case may be re-listed on 24.12.2008.

 

40

Case No.:32/1/83-ALC1/2008

Party Name:VINOD AGENCIES

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/02106/AM08/

RLA File :03/95/040/01151/AM08/

Lic.No/Date:0310462022
21.02.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided that a team from DIPP MSME(SSZ) and DGFT may visit sawn mills from different zone and submit report with in one month. The case is deferred for four weeks. Accordingly the case may be re-listed on 24.12.2008

 

41

Case No.:60/9/83-ALC1/2008

Party Name:DORF-KETAL CHEMICALS INDIA PVT.LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00232/AM09/

RLA File :03/94/040/01197/AM08/

Lic.No/Date:0310463223
28.02.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.). Accordingly the case may be re-listed on 24.12.2008

 

42

Case No.:1/50/83-ALC1/2007

Party Name:GOA GLASS FIBRE LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/02033/AM08/

RLA File :17/24/040/00158/AM08/

Lic.No/Date:1710001970
03.03.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and noted the copy of Central Excise Data from the firm vide letter dated 8/11/08 is awaited.. Accordingly the case may be re-listed on 24/12/2008.

 

43

Case No.:13/7/83-ALC1/2008

Party Name:SYNDICATE LABLES

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00160/AM09/

RLA File :05/24/040/00913/AM08/

Lic.No/Date:0510217304
03.03.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of hard copy of application from RLA/Firm. Accordingly the case may be re-listed on 24.12.2008..

 

44

Case No.:32/9/83-ALC1/2008

Party Name:PIDILITE INDUSTRIES LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00204/AM09/

RLA File :03/95/040/00963/AM08/

Lic.No/Date:0310465592
18.03.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (PC.Div.). Accordingly the case may be re-listed on 24.12.2008

 

45

Case No.:34/9/83-ALC1/2008

Party Name:PIDILITE INDUSTRIES LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00206/AM09/

RLA File :03/95/040/01020/AM08/

Lic.No/Date:0310465584
18.03.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (PC.Div.). Accordingly the case may be re-listed on 24.12.2008

 

46

Case No.:61/11/83-ALC1/2008

Party Name:FINOTEX FIBRECAST,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00331/AM09/

RLA File :31/24/040/00419/AM09/

Lic.No/Date:3110033456
07.04.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (PC.Div.). Accordingly the case may be re-listed on 24.12.2008

 

47

Case No.:52/11/83-ALC1/2008

Party Name:FICUS PAX PVT. LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00322/AM09/

RLA File :07/21/040/01518/AM08/

Lic.No/Date:0710056829
08.04.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to call for the details of indigenous inputs along with their weight from the firm.. Accordingly the case may be re-listed on 24.12.2008..

 

48

Case No.:23/11/83-ALC1/2008

Party Name:UNITED PHOSPHORUS LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00293/AM09/

RLA File :03/95/040/01081/AM08/

Lic.No/Date:0310468596
16.04.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. 15022/7/2003/Ch.-II dated 18.11.2008 and decided to approve this case as under:-

 

Item of Export

Qty

Item of Import

Qty

Oryzalin Technical 95% Min.

1 kg.

1. 3,5 Dinitro-N-Dipropyl Sulfonyl Chloride(96% Min.)

2. Isopropyl Alcohol

3. Toluene

1.115 Kg

 

0.469 Kg

0.667 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

49

Case No.:39/11/83-ALC1/2008

Party Name:DILIP KUMAR BUBNA

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00309/AM09/

RLA File :02/24/040/00007/AM09/

Lic.No/Date:0210111446
16.04.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of verbal comments of Deptt. IPP, the Committee decided to approve this case on content basis as under:-

 

Export Item

Qty.

Import Item

Qty.

Woodworth CCA-C Wood Preservative CCA-C containing 38% of item No.1, 32% of Item No.2 and 30% of item No.3

5000.000 Kg

1. Sodium Dichromate Dihydrate

99% purity or Sodium Dichromate Anhydrous 99% purity of 1700 Kgs. And USD 4100 cif

 

2. Copper Sulphate Pentahydrate 98% Purity or HS code number 28255000 Copper Oxide 99% purity of 510 Kgs and CIF USD 3900

 

3. Arsenic Acid 80% purity

Or HS code number 28112910 Arsenic pentaoxide 99% purity of 1050 Kgs and cif USD 2700 or HS code number 28112920 Arsenic Trioxide 99% purity of 800 Kgs and cif USD 800

1900.000 Kg

 

 

 

 

 

 

1600.000 Kg

 

 

 

 

 

 

1500.000 Kg

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

50

Case No.:26/11/83-ALC1/2008

Party Name:WESTERN CHEMICAL INDUSTRIES (P) LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Rejected

HQ File :01/83/050/00296/AM09/

RLA File :03/95/040/01269/AM08/

Lic.No/Date:0310468631
16.04.2008

Defer Date:

Decision :The Committee considered the case as per agenda and in view of the written comments forwarded by Deptt. of C&PC(Chem. Div) the Committee decided to reject the case as the import item and exports item are same. Therefore it is not possible to workout the norms.

RLA concerned may take necessary action under para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

51

Case No.:32/11/83-ALC1/2008

Party Name:PRATIK PANELS LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00302/AM09/

RLA File :03/95/040/00066/AM09/

Lic.No/Date:0310469018
22.04.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of reply from the firm to the D/L issued on 17.11.08 by this office.. Accordingly the case may be re-listed on 24.12.2008.

 

52

Case No.:29/11/83-ALC1/2008

Party Name:NAVIN FLUORINE INTERNATIONAL LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00299/AM09/

RLA File :03/95/040/00040/AM09/

Lic.No/Date:0310469305
23.04.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. 14010/27/2008/Ch.II dated 10.11.2008 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Synthetic Cryolite

1 kg.

1. Fluorspar (Acid Grade)

2. Sulphur

1.235 Kg

0.520 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

53

Case No.:42/11/83-ALC1/2008

Party Name:J.D. JONES & CO. PVT. LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00312/AM09/

RLA File :02/24/040/00015/AM09/

Lic.No/Date:0210111737
24.04.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. IPP forwarded vide their U.O. No. Nil dated 26.11.2008 and decided to approve this case with 2% wastage as under:-

 

Item of Export

Qty

1. Combination Packing set (made out of expanded graphite yarn 35% and graphite sheet 65% ) Gland Packing

2620 Kg

2. Flexible Pure Graphite Compressed Gland Packing Ring (made out of graphite sheet ) Gland Packing

820 Kg

 

3. . Expanded Pure graphite yarn Braided Gland packing Ring reinforced with inconel wire and incorporated with sacrificial metal corrosion inhibitor) Gland packing

920 Kg

 

4. Expanded Pure graphite yarn braided gland packing Ring, each yarn jacketed with inconel wire mesh Gland packing

225 Kg

5. Expanded Pure graphite yarn braided gland packing Ring, each yarn jacketed with inconel wire Aramid Fibre Gland packing

273 Kg

 

Item of Import

Qty.

1. Expanded Graphite yarn (cotton fibre reinforced with inconel wire) 1.5 mm dia.

935.34 Kg

2. Graphite Sheet

Density 0.7G/CC

1737 Kg

3. Graphite Sheet

Density 0.7G/CC

836.4 Kg

4. Expanded Graphite Yarn (Cotton fibre reinforced with inconel wire) 1.5 mm dia

938.4 Kg

5. Expanded Graphite yarn (Jacketed with inconel wire mesh and reinforced with cotton fibre inside) 5 grm/mtr.

464.2 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE

 

 

 

54

Case No.:43/11/83-ALC1/2008

Party Name:J.D. JONES & CO. PVT. LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00313/AM09/

RLA File :02/24/040/00016/AM09/

Lic.No/Date:0210111738
25.04.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. IPP forwarded vide their U.O. No. Nil dated 26.11.2008 and decided to approve this case with 2% wastage as under:-

Export Item

S.No.

Description of Item

Quantity

1.

Expanded Graphite Yarn Braided Packing/Ring Gland packing

1820.000 Kg

2.

Carbon Yarn Braided Packing/Ring Gland Packing

455.000 Kg

Import Item

S.No.

Description of Item

Quantity

1.

Expanded Graphite Yarn (reinforced with e-glass filament) 1.5 mm dia

1856.4 Kg

2.

Carbon Yarn Poly carbon

464.1 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE

 

55

Case No.:60/11/83-ALC1/2008

Party Name:FINOTEX FIBRECAST,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00330/AM09/

RLA File :31/24/040/00025/AM09/

Lic.No/Date:3110033638
29.04.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of reply from the firm to the D/L issued by Deptt. of C&PC (PC.Div) dated 29/7/2008. Accordingly the case may be re-listed on 24.12.2008.

 

56

Case No.:5/11/83-ALC1/2008

Party Name:NASA WOOD INDUSTRIES

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00275/AM09/

RLA File :53/81/040/00006/AM08/

Lic.No/Date:5310005533
06.05.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided that a team from DIPP MSME(SSZ) and DGFT may visit sawn mills from different zone and submit report with in one month. The case is deferred for four weeks. Accordingly the case may be re-listed on 24.12.2008

 

57

Case No.:49/11/83-ALC1/2008

Party Name:RESONANCE SPECIALITY CHEMICALS PRIVATE LIMITED,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00319/AM09/

RLA File :02/24/040/00036/AM09/

Lic.No/Date:0210112481
15.05.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and noted that reply from the firm has been received on 19/11/2008 and decided to defer consideration of the case for four weeks. The Committee also decided to forward the application to DBT. Accordingly the case may be re-listed on 24.12.2008.

 

58

Case No.:68/18/83-ALC1/2008

Party Name:MANAKSIA LTD.( FORMERLY HINDUSTHAN SEALS LTD.)

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00599/AM09/

RLA File :02/24/040/00040/AM09/

Lic.No/Date:0210112752
26.05.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda. The representative of DIPP present in the meeting and on the basis of written comments dt. 26.11.2008 offered by him the Committee decided to call for the following information from the firm as under:-

a) For export of over Print Varnish the solid content has been shown as 50/-2% while they content to import 69% solid Polyester Resin, which is not possible.

Accordingly the case may be re-listed on 24.12.2008.

 

59

Case No.:6/10/83-ALC1/2008

Party Name:MITTAL APPLIANCES LIMITED,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00270/AM09/

RLA File :11/24/040/00006/AM09/

Lic.No/Date:1110017260
27.05.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the DIPP..Accordingly the case may be re-listed on 24.12.2008..

 

60

Case No.:6/11/83-ALC1/2008

Party Name:INDIA GLYCOLS LTD

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00276/AM09/

RLA File :05/24/040/00515/AM08/

Lic.No/Date:0510221448
03.06.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of reply from the firm to the D/L issued by Deptt. Of C&PC (PC.Div) dated 24/10/2008. Accordingly the case may be re-listed on 24.12.2008.

 

61

Case No.:1/13/83-ALC1/2008

Party Name:INDIA GLYCOLS LTD

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00352/AM09/

RLA File :05/24/040/00446/AM08/

Lic.No/Date:0510221887
10.06.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks since no hard copy of application received from RLA/Firm. Letter issued on 31/10/08. Accordingly the case may be re-listed on 24.12.2008.

 

 

62

Case No.:102/14/83-ALC1/2008

Party Name:THERMAX LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00476/AM09/

RLA File :31/24/040/00085/AM09/

Lic.No/Date:3110034157
24.06.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (PCem Division) forwarded vide their U.O. No. 46011/13/2008/PC.II dated 4.3.08 and decided to approve this case as under:-

 

Item of Export

Qty

Item of Import

Qty

Pour Point Depressant/Flow Improver (Brand Name: Maxdip 5050 AB)

1 kg.

1. Behenyl Alcohol

2. Acrylic Acid

3. Heptane

4. Mixed Xylene

0.420 kg.

0.110 Kg

0.040 Kg

0.520 kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

63

Case No.:1/15/83-ALC1/2008

Party Name:M TECH INNOVATIONS LTD

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00479/AM09/

RLA File :31/24/040/00067/AM09/

Lic.No/Date:3110034184
25.06.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks since no hard copy of application received from RLA/Firm. Letter issued on 27/10/08. Accordingly the case may be re-listed on 24.12.2008.

 

64

Case No.:3/15/83-ALC1/2008

Party Name:J.D. JONES & CO. PVT. LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00481/AM09/

RLA File :02/24/040/00082/AM09/

Lic.No/Date:0210114126
25.06.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks since no hard copy of application received from RLA/Firm. Letter issued on 17/11/08. Accordingly the case may be re-listed on 24.12.2008.

 

65

Case No.:7/15/83-ALC1/2008

Party Name:AVA CHEMICALS PVT.LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00485/AM09/

RLA File :03/94/040/00298/AM09/

Lic.No/Date:0310476299
25.06.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the Deptt. of Fertilizer. Accordingly the case may be re-listed on 24.12.2008

 

66

Case No.:8/15/83-ALC1/2008

Party Name:E I DUPONT INDIA PVT LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00486/AM09/

RLA File :34/24/040/00048/AM09/

Lic.No/Date:3410021681
25.06.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the Deptt. of C&PC (PC.Div.). Accordingly the case may be re-listed on 24.12.2008

 

67

Case No.:10/15/83-ALC1/2008

Party Name:WELDON CELLOPLAST LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00488/AM09/

RLA File :05/24/040/00220/AM09/

Lic.No/Date:0510222891
26.06.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of reply from the firm to the D/L dt. 26/11/2008 issued by this office. Accordingly the case may be re-listed on 24/12/2008.

 

68

Case No.:11/15/83-ALC1/2008

Party Name:SWASTIC AUTO INDUSTRIES

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00489/AM09/

RLA File :05/24/040/00221/AM09/

Lic.No/Date:0510222897
26.06.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and noted that hard copy from the RLA has been received on 17/10/2008 and decided to defer consideration of the case for four weeks. The Committee also decided to forward the application to TA(DIPP). Accordingly the case may be re-listed on 24.12.2008.

 

69

Case No.:15/15/83-ALC1/2008

Party Name:VINOD AGENCIES

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00493/AM09/

RLA File :03/95/040/00297/AM09/

Lic.No/Date:0310476566
26.06.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided that a team from DIPP MSME(SSZ) and DGFT may visit sawn mills from different zone and submit report with in one month. The case is deferred for four weeks. Accordingly the case may be re-listed on 24.12.2008

 

70

Case No.:6/17/83-ALC1/2008

Party Name:PRABHU POLY COLOR PRIVATE LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00526/AM09/

RLA File :04/24/040/00188/AM07/

Lic.No/Date:0410097097
10.07.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (PC.Div.). Accordingly the case may be re-listed on 24.12.2008

 

71

Case No.:10/18/83-ALC1/2008

Party Name:INDIA GLYCOLS LTD

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00541/AM09/

RLA File :05/24/040/00535/AM08/

Lic.No/Date:0510223877
16.07.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (PC..Div.). Accordingly the case may be re-listed on 24.12.2008

 

72

Case No.:11/19/83-ALC1/2008

Party Name:HENKEL CAC PRIVATE LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00618/AM09/

RLA File :03/94/040/00369/AM09/

Lic.No/Date:0310479348
18.07.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (PC.Div.). Accordingly the case may be re-listed on 24.12.2008

 

73

Case No.:6/19/83-ALC1/2008

Party Name:SEJAL ARCHITECTURAL GLASS LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00613/AM09/

RLA File :03/95/040/00050/AM09/

Lic.No/Date:0310479764
22.07.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of reply from the firm to the D/L dt. 29/9/2008 issued by this office. Accordingly the case may be re-listed on 24/12/2008.

 

74

Case No.:1/19/83-ALC1/2008

Party Name:JOHNSON MATTHEY CHEMICALS INDIA PVT. LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00608/AM09/

RLA File :06/24/040/00020/AM09/

Lic.No/Date:0610013722
23.07.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda. The representative of Deptt. of C&PC(Chem.Div) forwarded written comments vide U.O No.14010/318/99-Ch-III dated 24/5/2005. The Committee noted that export product mentioned in the WC does not match with the export product mentioned in the application. Accordingly the case may be re-listed on 24/12/2008.

 

75

Case No.:2/19/83-ALC1/2008

Party Name:KIRAN GLOBAL CHEMS LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00609/AM09/

RLA File :04/24/040/00106/AM09/

Lic.No/Date:0410097485
23.07.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. 14010/65/2008/Ch.II dated 16.9.2008 and decided to approve this case as under:-

 

Item of Export

Qty

Item of Import

Qty

Potassium Silicate Liquid (K2O content: 12.5% minimum)

1 kg.

Potassium Carbonate

0.193 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

76

Case No.:14/19/83-ALC1/2008

Party Name:LAFFANS PETROCHEMICALS LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Rejected

HQ File :01/83/050/00621/AM09/

RLA File :03/95/040/00042/AM09/

Lic.No/Date:0310480166
25.07.2008

Defer Date:

Decision :The Committee considered the case as per agenda and noted that the item of import (No.1) Castor Oil which is a vegetable Oil. The Committee decided to reject the case and advise the firm to apply under para 4.4.2 of HBP

RLA concerned may take necessary action under para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

77

Case No.:17/19/83-ALC1/2008

Party Name:KANCOR INGREDIENTS LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00624/AM09/

RLA File :10/24/040/00042/AM09/

Lic.No/Date:1010030334
25.07.2008

Defer Date:

Decision : The Committee considered the case as per agenda. The representative of Spices Board present in the meeting and on the basis of written comments Letter No.MD/FN P/02/08 dt. 7.11.2008 offered by them that the weighted average yield comes to 9.68% whereas the firm has applied at 11.72% yield, the Committee decided to approve the case at 11.72% yield as under:-

 

Item of Export

Qty

Item of Import

Qty

Oleoresin Black Pepper

17.580 MT

Light Black Pepper (Light Berries)

150.000 MT

This decision is applicable for this licence only.

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of Norms Committee.

 

 

78

Case No.:23/19/83-ALC1/2008

Party Name:MAHARASHTRA ORGANO METALLIC CATALYSTS PVT.LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00630/AM09/

RLA File :03/95/040/00334/AM09/

Lic.No/Date:0310480305
25.07.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. 14010/53/2008/Ch.II dated 5.9.2008 and decided to approve this case as under:-

 

Item of Export

Qty

Item of Import

Qty

Stannous Oxide

1 kg.

1. Tin Ingots (99.5%)

 

0.899 kg

 

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

79

Case No.:2/23/83-ALC1/2008

Party Name:GRAUER & WEIL (INDIA) LIMITED,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00704/AM09/

RLA File :03/94/040/01236/AM08/

Lic.No/Date:0310483788
26.08.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. Nil dated 26.11.2008 and decided to approve this case as under:-

 

Item of Export

Qty

Item of Import

Qty

Sodium Conducting Salt

Containing 95% of Sodium Cyanide

1 kg.

1. Sodium Cyanide

 

0.950 kg

 

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

80

Case No.:1/25/83-ALC1/2008

Party Name:POLYTEC PACKING (INDIA) PVT LTD,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00750/AM09/

RLA File :07/24/040/00291/AM09/

Lic.No/Date:0710059545
02.09.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (PC.Div.)..Accordingly the case may be re-listed on 24.12.2008..

 

81

Case No.:9/25/83-ALC1/2008

Party Name:SYNTHITE INDUSTRIAL CHEMICALS LTD

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00758/AM09/

RLA File :10/24/040/00075/AM09/

Lic.No/Date:1010030917
10.09.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the Spices Board..Accordingly the case may be re-listed on 24.12.2008..

 

82

Case No.:8/27/83-ALC1/2008

Party Name:MODERN INSECTICIDES LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00791/AM09/

RLA File :30/24/040/00034/AM09/

Lic.No/Date:3010058022
17.09.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.)..Accordingly the case may be re-listed on 24.12.2008..

 

83

Case No.:1/27/83-ALC1/2008

Party Name:ALOK INDUSTRIES

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00784/AM09/

RLA File :05/24/040/00194/AM09/

Lic.No/Date:0510227724
18.09.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (PC.Div.)..Accordingly the case may be re-listed on 24.12.2008..

 

84

Case No.:2/27/83-ALC1/2008

Party Name:ALOK MASTERBATCHES LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00785/AM09/

RLA File :05/24/040/00003/AM09/

Lic.No/Date:0510227725
18.09.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (PC Division) forwarded vide their U.O. No. 46011/36/2006/PC.II dated 20.4.2007 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Filler/Calcium Carbonate Master Batch (containing 25% LLDPE & 75% Filler/Calcium Carbonate)

1 kg.

1. LLDPE Granules

2. Filler/Calcium Carbonate

0.2575 Kg

0.7725 Kg

 

 

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

85

Case No.:3/27/83-ALC1/2008

Party Name:ALOK MASTERBATCHES LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00786/AM09/

RLA File :05/24/040/00049/AM09/

Lic.No/Date:0510227731
18.09.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (PC Division) forwarded vide their U.O. No. 46011/36/2006/PC.II dated 20.4.2007 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Filler/Calcium Carbonate Master Batch (containing 25% LLDPE & 75% Filler/Calcium Carbonate)

1 kg.

1. LLDPE Granules

2. Filler/Calcium Carbonate

0.2575 Kg

0.7725 Kg

 

 

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

86

Case No.:4/27/83-ALC1/2008

Party Name:ALOK MASTERBATCHES LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00787/AM09/

RLA File :05/24/040/00315/AM09/

Lic.No/Date:0510227736
18.09.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (PC Division) forwarded vide their U.O. No. 46011/36/2006/PC.II dated 20.4.2007 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Filler/Calcium Carbonate Master Batch (containing 25% LLDPE & 75% Filler/Calcium Carbonate)

1 kg.

1. LLDPE Granules

2. Filler/Calcium Carbonate

0.2575 Kg

0.7725 Kg

 

 

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

87

Case No.:5/27/83-ALC1/2008

Party Name:ALOK MASTERBATCHES LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00788/AM09/

RLA File :05/24/040/00944/AM08/

Lic.No/Date:0510227740
18.09.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (PC Division) forwarded vide their U.O. No. 46011/36/2006/PC.II dated 20.4.2007 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Filler/Calcium Carbonate Master Batch (containing 25% LLDPE & 75% Filler/Calcium Carbonate)

1 kg.

1. LLDPE Granules

2. Filler/Calcium Carbonate

0.2575 Kg

0.7725 Kg

 

 

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

88

Case No.:6/27/83-ALC1/2008

Party Name:ALOK INDUSTRIES

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00789/AM09/

RLA File :05/24/040/00259/AM09/

Lic.No/Date:0510227748
18.09.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (PC Division) forwarded vide their U.O. No. 46011/36/2006/PC.II dated 20.4.2007 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Filler/Calcium Carbonate Master Batch (containing 25% LLDPE & 75% Filler/Calcium Carbonate)

1 kg.

1. LLDPE Granules

2. Filler/Calcium Carbonate

0.2575 Kg

0.7725 Kg

 

 

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

89

Case No.:7/27/83-ALC1/2008

Party Name:ITC LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00790/AM09/

RLA File :09/24/040/00182/AM09/

Lic.No/Date:0910035322
18.09.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of DIPP forwarded vide their U.O. No. Nil dated 26.11.2008 and decided to approve this case as under:-

 

Item of Export

Qty

Item of Import

Qty

100% Recycle Grey Back Board

1 kg.

 

1. Waste Paper

2. Latex (SBR) 50% DRC

3. Clay

4. Rosin

5. Calcium Carbonate

6. Kraft Paper/Wrapper

7. Stretch Film

8. Core Pipes

2845 MT

55.78 MT

159.1 MT

29.12 MT

157.18 MT

As per packing Policy

As per packing Policy

As per packing Policy

 

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

90

Case No.:9/27/83-ALC1/2008

Party Name:GRAUER & WEIL (INDIA) LIMITED,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00792/AM09/

RLA File :03/94/040/00089/AM09/

Lic.No/Date:0310486944
18.09.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. Nil dated 26.11.2004 and decided to approve this case as under:-

 

Item of Export

Qty

Item of Import

Qty

Solar DEP 151

(Electroplating Reaction product Chemical Name N-N-Diethyl-2 Propyne-1-Amine

1 kg.

 

1. Propargyl Alcohol

2.600 Kg

Solar PME 900

Electroplating Reaction Product Chemical Name Ethoxylated Propargyl Alcohol

1 Kg

1. Propargyl Alcohol

0.620 Kg

Solar SAS 144

Electroplating Reaction Product Chemical Name

1 Kg

1. Allylchloride

0.532 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

91

Case No.:11/27/83-ALC1/2008

Party Name:INDIA GLYCOLS LTD

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00794/AM09/

RLA File :05/24/040/00247/AM08/

Lic.No/Date:0510227807
19.09.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.)..Accordingly the case may be re-listed on 24.12.2008..

 

92

Case No.:12/27/83-ALC1/2008

Party Name:KLJ POLYMERS & CHEMICALS LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00795/AM09/

RLA File :05/24/040/00392/AM09/

Lic.No/Date:0510227821
19.09.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (PC. Division) forwarded vide their U.O. No. 46011/11/2005/PC.II dated 1.5.2006 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Thermoplastic Rubber (TPR) Compound

1 kg.

 

1. Styrene Butadiene Styrene (Oil Extended)

2. Synthetic Rubber (PBR/RB)

3. Polystyrene Granules (HIPS)

0.7923 kg.

 

0.0891 kg.

0.1486 Kg

 

RLA concerned may take necessary

 

93

Case No.:13/27/83-ALC1/2008

Party Name:ALOK INDUSTRIES

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00796/AM09/

RLA File :05/24/040/00016/AM09/

Lic.No/Date:0510227863
19.09.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (PC Division) forwarded vide their U.O. No. 46011/36/2006/PC.II dated 20.4.2007 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Filler/Calcium Carbonate Master Batch (containing 25% LLDPE & 75% Filler/Calcium Carbonate)

1 kg.

1. LLDPE Granules

2. Filler/Calcium Carbonate

0.2575 Kg

0.7725 Kg

 

 

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

94

Case No.:14/27/83-ALC1/2008

Party Name:ALOK MASTERBATCHES LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00797/AM09/

RLA File :05/24/040/00203/AM09/

Lic.No/Date:0510227866
19.09.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (PC. Division) forwarded vide their U.O. No. 46011/36/2006/PC.II dated 31.10.2008 and decided to approve this case as under:-

 

Item of Export

Qty

Item of Import

Qty

UV Stablized White Master Batch (containing 30% LLDPE, 50% Titanium Dioxide and 20% UV Stablizer)

1 kg.

 

1. LLDPE Granules

2. Titanium Dioxide

3. UV Stabliizer

0.309 kg.

0.515 kg.

0.206 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

95

Case No.:15/27/83-ALC1/2008

Party Name:ALOK MASTERBATCHES LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00798/AM09/

RLA File :05/24/040/00204/AM09/

Lic.No/Date:0510227870
19.09.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (PC Division) forwarded vide their U.O. No. 46011/36/2006/PC.II dated 20.4.2007 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Filler/Calcium Carbonate Master Batch (containing 25% LLDPE & 75% Filler/Calcium Carbonate)

1 kg.

1. LLDPE Granules

2. Filler/Calcium Carbonate

0.2575 Kg

0.7725 Kg

 

 

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

96

Case No.:16/27/83-ALC1/2008

Party Name:ALOK MASTERBATCHES LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00799/AM09/

RLA File :05/24/040/00211/AM09/

Lic.No/Date:0510227871
19.09.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (PC Division) forwarded vide their U.O. No. 46011/36/2006/PC.II dated 20.4.2007 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Filler/Calcium Carbonate Master Batch (containing 25% LLDPE & 75% Filler/Calcium Carbonate)

1 kg.

1. LLDPE Granules

2. Filler/Calcium Carbonate

0.2575 Kg

0.7725 Kg

 

 

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

97

Case No.:17/27/83-ALC1/2008

Party Name:ESTEEM INDUSTRIES PVT. LTD,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00800/AM09/

RLA File :17/24/040/00018/AM09/

Lic.No/Date:1710002176
19.09.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.)..Accordingly the case may be re-listed on 24.12.2008..

 

98

Case No.:18/27/83-ALC1/2008

Party Name:ESTEEM INDUSTRIES PVT. LTD,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00801/AM09/

RLA File :17/24/040/00022/AM09/

Lic.No/Date:1710002177
19.09.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.)..Accordingly the case may be re-listed on 24.12.2008..

 

99

Case No.:19/27/83-ALC1/2008

Party Name:ESTEEM INDUSTRIES PVT. LTD,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00802/AM09/

RLA File :17/24/040/00081/AM09/

Lic.No/Date:1710002178
19.09.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.)..Accordingly the case may be re-listed on 24.12.2008..

 

100

Case No.:21/27/83-ALC1/2008

Party Name:STERLING AUXILIARIES PVT LTD

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00804/AM09/

RLA File :03/95/040/00505/AM09/

Lic.No/Date:0310487058
19.09.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.)..Accordingly the case may be re-listed on 24.12.2008..

 

101

Case No.:23/27/83-ALC1/2008

Party Name:FRIENDS TIMBER PVT. LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00806/AM09/

RLA File :03/94/040/00548/AM09/

Lic.No/Date:0310487230
22.09.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided that a team from DIPP MSME(SSZ) and DGFT may visit sawn mills from different zone and submit report with in one month. The case is deferred for four weeks. Accordingly the case may be re-listed on 24.12.2008

 

102

Case No.:24/27/83-ALC1/2008

Party Name:A L A CHEMICALS PVT. LTD

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Deffered

HQ File :01/83/050/00807/AM09/

RLA File :03/94/040/00968/AM07/

Lic.No/Date:0310487328
22.09.2008

Defer Date:26.11.2008

Decision : The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.). Accordingly the case may be re-listed on 24.12.2008.

 

103

Case No.:26/27/83-ALC1/2008

Party Name:SUPERLITE JOINTINGS PVT. LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00809/AM09/

RLA File :05/24/040/00409/AM09/

Lic.No/Date:0510228003
23.09.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda. The representative of DIPP present in the meeting and on the basis of written comments dt. 26.11.2008 offered by him the Committee decided to call for the following information from the firm as under:-

a) Net content of Asbestos, SBR & NBR in export

Accordingly the case may be re-listed on 24.12.2008.

 

104

Case No.:31/27/83-ALC1/2008

Party Name:DORF-KETAL CHEMICALS INDIA PVT.LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00814/AM09/

RLA File :03/94/040/00442/AM09/

Lic.No/Date:0310487418
23.09.2008

Defer Date:24.12.2008

Decision : The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.). Accordingly the case may be re-listed on 24.12.2008.

 

105

Case No.:32/27/83-ALC1/2008

Party Name:NAGAR HAVELI PERFUMES & AROMATIS

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00815/AM09/

RLA File :03/95/040/00393/AM09/

Lic.No/Date:0310487431
23.09.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and noted the copy of Central Excise Data from the firm vide letter dated 27/10/08 is awaited.. Accordingly the case may be re-listed on 24/12/2008.

 

106

Case No.:27/28/83-ALC1/2008

Party Name:BAYER CROPSCIENCE LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00843/AM09/

RLA File :03/94/040/00625/AM09/

Lic.No/Date:0310488015
26.09.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.). Accordingly the case may be re-listed on 24.12.2008

 

107

Case No.:28/28/83-ALC1/2008

Party Name:GODREJ INDUSTRIES LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00844/AM09/

RLA File :03/94/040/00574/AM09/

Lic.No/Date:0310488033
26.09.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. 14010/62/2008/Ch.II dated 18.11.2008 and decided to approve this case as under:-

 

Item of Export

Qty

Item of Import

Qty

Fatty Alcohol (Cetyl, Stearyl & Ceto-Stearyl).

1 kg.

 

1. Palm Fatty Acid Distillate

 

2. Copper Chromite Catalyst

1.160 kg.

 

 

0.0004 kg.

 

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

108

Case No.:29/28/83-ALC1/2008

Party Name:A L A CHEMICALS PVT. LTD

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00845/AM09/

RLA File :03/94/040/00599/AM09/

Lic.No/Date:0310488057
26.09.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.). Accordingly the case may be re-listed on 24.12.2008

 

109

Case No.:30/28/83-ALC1/2008

Party Name:A L A CHEMICALS PVT. LTD

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00846/AM09/

RLA File :03/94/040/00598/AM09/

Lic.No/Date:0310488066
26.09.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.). Accordingly the case may be re-listed on 24.12.2008

 

110

Case No.:31/28/83-ALC1/2008

Party Name:ANMOL CHEMICALS

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00847/AM09/

RLA File :03/94/040/00175/AM09/

Lic.No/Date:0310488130
26.09.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.). Accordingly the case may be re-listed on 24.12.2008

 

111

Case No.:33/28/83-ALC1/2008

Party Name:LUBZ CORPORATION (INDIA)

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00849/AM09/

RLA File :03/95/040/00564/AM09/

Lic.No/Date:0310488437
30.09.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.). Accordingly the case may be re-listed on 24.12.2008

 

112

Case No.:34/28/83-ALC1/2008

Party Name:NAVIN FLUORINE INTERNATIONAL LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00850/AM09/

RLA File :03/95/040/00153/AM09/

Lic.No/Date:0310488481
30.09.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. 14010/23/2001/Ch.II dated 3.2.2006 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Boron Trifluoride Ethyl Ether (Boron Trifluoride Etherate)

1 kg.

 

1. Fluorspar (Acid Grade)

 

2. Boric Acid

1.674 kg.

 

0.670 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

113

Case No.:35/28/83-ALC1/2008

Party Name:ALOK MASTERBATCHES LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00851/AM09/

RLA File :05/24/040/00428/AM09/

Lic.No/Date:0510228702
01.10.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (PC Division) forwarded vide their U.O. No. 46011/36/2006/PC.II dated 20.4.2007 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Filler/Calcium Carbonate Master Batch (containing 25% LLDPE & 75% Filler/Calcium Carbonate)

1 kg.

1. LLDPE Granules

2. Filler/Calcium Carbonate

0.2575 Kg

0.7725 Kg

 

 

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

114

Case No.:41/28/83-ALC1/2008

Party Name:J.OWEN & CO.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00857/AM09/

RLA File :03/94/040/00643/AM09/

Lic.No/Date:0310488756
01.10.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the DIPP. Accordingly the case may be re-listed on 24.12.2008

 

115

Case No.:37/28/83-ALC1/2008

Party Name:VIVIMED LABS LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00853/AM09/

RLA File :09/24/040/00257/AM09/

Lic.No/Date:0910035525
03.10.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.) Accordingly the case may be re-listed on 24/12/2008.

 

116

Case No.:38/28/83-ALC1/2008

Party Name:CERADECOR INDIA LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00854/AM09/

RLA File :05/24/040/00309/AM09/

Lic.No/Date:0510228821
03.10.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. 14010/64/2006/Ch.II dated 9.7.2007 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Prepared Inorganic Pigment (Containing : Zirconium Oxide 53.5%).

(Made of : Zirconium Oxide, Silica Oxide (sand) Cadmium Oxide, Sodium Sulphite, Selenium Metal Powder, Lithium Floaride, Potassium Carbonate, Glace Amylacee and Saggers Refractary materials)

1 kg.

 

1. Zirconium Oxide

2. Silica Oxide (sand)

3. Cadmiun Oxide

4. Selenium Sulphite

5. Selenium Metal Powder

6. Lithium Fluoride

7. Potassium Carbonate

8. Glace Amylacee

9. Saggers Refractary Materials

0.870 kg.

0.388 Kg

0.104 Kg

0.065 Kg

0.027 Kg

0.065 Kg

0.0026 Kg

0.040 Kg

0.058 Nos.

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

117

Case No.:44/28/83-ALC1/2008

Party Name:A L A CHEMICALS PVT. LTD

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00860/AM09/

RLA File :03/94/040/00511/AM09/

Lic.No/Date:0310488875
03.10.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.) Accordingly the case may be re-listed on 24/12/2008.

 

118

Case No.:40/28/83-ALC1/2008

Party Name:PLANT LIPIDS PRIVATE LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00856/AM09/

RLA File :10/24/040/00084/AM09/

Lic.No/Date:1010031157
06.10.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the Spices Board. Accordingly the case may be re-listed on 24/12/2008.

 

119

Case No.:43/28/83-ALC1/2008

Party Name:PARIJAT INDUSTRIES (INDIA) PVT.LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00859/AM09/

RLA File :05/24/040/00285/AM09/

Lic.No/Date:0510228964
07.10.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. 15022/26/2007/Ch.II dated 1.7.2008 and decided to approve this case as under:-

 

Item of Export

Qty

Item of Import

Qty

Piroxofop-propanyl (Clodinafop-Propargyl) 15% WP (Clodinafop 15% WP)

1 kg.

 

1. R-Hydroxyphenoxy Propionic Acid

2. 5-Chloro-2,3 difluoropyridine

3. Propargyl Chloride

4. Cloquintocet-mexyl

5. Potassium Carbonate

0.114 Kg

 

0.094 Kg

0.055 Kg

0.038 Kg

0.193 Kg

 

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

120

Case No.:1/31/83-ALC1/2008

Party Name:BERGER BECKER COATINGS PVT.LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00894/AM09/

RLA File :17/24/040/00065/AM09/

Lic.No/Date:1710002198
15.10.2008

Defer Date:

Decision : The Committee considered the case as per agenda. The representative of DIPP present in the meeting and on the basis of written comments dated 26/11/08 offered by him the Committee decided to approve the case as applied for which includes 5% wastage.

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of Norms Committee.

 

 

121

Case No.:3/31/83-ALC1/2008

Party Name:ALOK MASTERBATCHES LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00896/AM09/

RLA File :05/24/040/00447/AM09/

Lic.No/Date:0510229362
16.10.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (PC Division) forwarded vide their U.O. No. 46011/36/2006/PC.II dated 20.4.2007 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Filler/Calcium Carbonate Master Batch (containing 25% LLDPE & 75% Filler/Calcium Carbonate)

1 kg.

1. LLDPE Granules

2. Filler/Calcium Carbonate

0.2575 Kg

0.7725 Kg

 

 

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

122

Case No.:6/31/83-ALC1/2008

Party Name:VISHNU CHEMICALS LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00899/AM09/

RLA File :26/24/040/00001/AM09/

Lic.No/Date:2610007483
16.10.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Ch.Div.) Accordingly the case may be re-listed on 24/12/2008.

 

123

Case No.:7/31/83-ALC1/2008

Party Name:BAYER CROPSCIENCE LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00900/AM09/

RLA File :03/94/040/00677/AM09/

Lic.No/Date:0310490602
16.10.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.). Accordingly the case may be re-listed on 24.12.2008

 

124

Case No.:8/31/83-ALC1/2008

Party Name:HP INTERNATIONAL

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00901/AM09/

RLA File :03/94/040/00634/AM09/

Lic.No/Date:0310490759
17.10.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.). Accordingly the case may be re-listed on 24.12.2008

 

125

Case No.:9/31/83-ALC1/2008

Party Name:PI INDUSTRIES LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00902/AM09/

RLA File :13/24/040/00013/AM09/

Lic.No/Date:1310027193
17.10.2008

Defer Date:

Decision : The Committee considered the case as per agenda and noted that the licence has been issued on repeat basis under para 4.7.1 of HBP and decided to close this case

 

126

Case No.:10/31/83-ALC1/2008

Party Name:SHANTI INDUSTRIES

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00903/AM09/

RLA File :08/24/040/00154/AM09/

Lic.No/Date:0810075478
17.10.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.). Accordingly the case may be re-listed on 24.12.2008

 

127

Case No.:11/31/83-ALC1/2008

Party Name:SHANTI INDUSTRIES

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00904/AM09/

RLA File :08/24/040/00155/AM09/

Lic.No/Date:0810075479
17.10.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.). Accordingly the case may be re-listed on 24.12.2008

 

128

Case No.:12/31/83-ALC1/2008

Party Name:SMI COATED PRODUCTS PVT. LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00905/AM09/

RLA File :03/95/040/00644/AM09/

Lic.No/Date:0310490962
20.10.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the DIPP. Accordingly the case may be re-listed on 24.12.2008

 

129

Case No.:13/31/83-ALC1/2008

Party Name:COOKSON INDIA PVT. LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00906/AM09/

RLA File :04/24/040/00162/AM09/

Lic.No/Date:0410099329
20.10.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks since no hard copy of application received. Accordingly the case may be re-listed on 24.12.2008

 

130

Case No.:14/31/83-ALC1/2008

Party Name:COOKSON INDIA PVT. LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00907/AM09/

RLA File :04/24/040/00158/AM09/

Lic.No/Date:0410099333
20.10.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the DIPP. Accordingly the case may be re-listed on 24.12.2008

 

131

Case No.:16/31/83-ALC1/2008

Party Name:DORF-KETAL CHEMICALS INDIA PVT.LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00909/AM09/

RLA File :03/94/040/00610/AM09/

Lic.No/Date:0310491060
20.10.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.). Accordingly the case may be re-listed on 24.12.2008

 

132

Case No.:17/31/83-ALC1/2008

Party Name:DORF-KETAL CHEMICALS INDIA PVT.LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00910/AM09/

RLA File :03/94/040/00536/AM09/

Lic.No/Date:0310491062
20.10.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.). Accordingly the case may be re-listed on 24.12.2008

 

133

Case No.:18/31/83-ALC1/2008

Party Name:BAJAJ STEEL INDUSTRIES LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case deferred

HQ File :01/83/050/00911/AM09/

RLA File :03/94/040/00633/AM09/

Lic.No/Date:0310491088
20.10.2008

Defer Date:

Decision : The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.) Accordingly the case may be re-listed on 24/12/2008.

 

 

134

Case No.:20/31/83-ALC1/2008

Party Name:DORF-KETAL CHEMICALS INDIA PVT.LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00913/AM09/

RLA File :03/94/040/00503/AM09/

Lic.No/Date:0310491107
20.10.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.). Accordingly the case may be re-listed on 24.12.2008

 

135

Case No.:15/31/83-ALC1/2008

Party Name:HILLWOOD FURNITURE PRIVATE LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00908/AM09/

RLA File :10/24/040/00079/AM09/

Lic.No/Date:1010031303
21.10.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided that a team from DIPP MSME(SSZ) and DGFT may visit sawn mills from different zone and submit report with in one month. The case is deferred for four weeks. Accordingly the case may be re-listed on 24.12.2008

 

136

Case No.:19/31/83-ALC1/2008

Party Name:THERMAX LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00912/AM09/

RLA File :31/24/040/00192/AM09/

Lic.No/Date:3110035845
21.10.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks since no hard copy of application received. Accordingly the case may be re-listed on 24.12.2008

 

137

Case No.:1/35/83-ALC1/2008

Party Name:CALIBRE CHEMICALS PVT.LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00977/AM09/

RLA File :03/94/040/00736/AM09/

Lic.No/Date:0310493956
12.11.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.). Accordingly the case may be re-listed on 24.12.2008

 

138

Case No.:2/35/83-ALC1/2008

Party Name:SHANTI INDUSTRIES

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00978/AM09/

RLA File :08/24/040/00162/AM09/

Lic.No/Date:0810075953
12.11.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.). Accordingly the case may be re-listed on 24.12.2008

 

139

Case No.:3/35/83-ALC1/2008

Party Name:ALOK MASTERBATCHES LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00979/AM09/

RLA File :05/24/040/00509/AM09/

Lic.No/Date:0510230772
14.11.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks since no hard copy of application received. Accordingly the case may be re-listed on 24.12.2008

 

140

Case No.:4/35/83-ALC1/2008

Party Name:INTEGRATED ENGINEERING ENTERPRISES

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00980/AM09/

RLA File :10/24/040/00100/AM09/

Lic.No/Date:1010031566
14.11.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the DIPP. Accordingly the case may be re-listed on 24.12.2008

 

141

Case No.:5/35/83-ALC1/2008

Party Name:JAY CHEMICAL INDUSTRIES LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00981/AM09/

RLA File :08/24/040/00135/AM09/

Lic.No/Date:0810075973
14.11.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. 14010/155/2005/Ch.II dated 17.7.2006 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Reactive Blue HGN (Dye content: 43%)

1 kg.

 

1. Para Nitro Chloro Benzene

2. Ethylene Diamino

3. Chloranil

4. Aniline 2,4 Disulphonic Acid

5. Cyanuric Chloride

6. Sodium per sulphate

7. Acetic Acid

0.360 kg.

0.450 kg

0.151 Kg

0.315 Kg

 

0.225 Kg

0.380 kg

0.200 Kg

 

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

142

Case No.:6/35/83-ALC1/2008

Party Name:JOLLY BOARD LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00982/AM09/

RLA File :03/94/040/00782/AM09/

Lic.No/Date:0310494161
14.11.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the DIPP. Accordingly the case may be re-listed on 24.12.2008

 

143

Case No.:7/35/83-ALC1/2008

Party Name:CENTURY TEXTILES AND INDUSTRIES LTD

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00983/AM09/

RLA File :02/24/040/00195/AM09/

Lic.No/Date:0210119721
17.11.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the DIPP. Accordingly the case may be re-listed on 24.12.2008

 

144

Case No.:8/35/83-ALC1/2008

Party Name:JOCIL LTD.,

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00984/AM09/

RLA File :09/24/040/00315/AM09/

Lic.No/Date:0910035968
17.11.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.). Accordingly the case may be re-listed on 24.12.2008

 

145

Case No.:9/35/83-ALC1/2008

Party Name:CHEMICO CHEMICALS PVT LTD

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00985/AM09/

RLA File :05/24/040/00517/AM09/

Lic.No/Date:0510230882
17.11.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. 14010/89/2006/Ch.II dated 2.1.2007 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Antimony Penta Oxide (99% min)

1 kg.

 

1. Antimony Trioxide (99.8% min.)

0.909 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

146

Case No.:10/35/83-ALC1/2008

Party Name:ARTEK SURFIN CHEMICALS LIMITED.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00986/AM09/

RLA File :03/94/040/00699/AM09/

Lic.No/Date:0310494354
17.11.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks for wants of comments from the D/o C&PC (Chem.Div.). Accordingly the case may be re-listed on 24.12.2008

 

147

Case No.:11/35/83-ALC1/2008

Party Name:SMI COATED PRODUCTS PVT. LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Deferred

HQ File :01/83/050/00987/AM09/

RLA File :03/95/040/00697/AM09/

Lic.No/Date:0310494448
18.11.2008

Defer Date:24.12.2008

Decision :The Committee considered the case as per agenda and decided to defer consideration of the case for four weeks since no hard copy of application received. Accordingly the case may be re-listed on 24.12.2008

 

148

Case No.:12/35/83-ALC1/2008

Party Name:SUNSHIELD CHEMICALS LTD.

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00988/AM09/

RLA File :03/95/040/00683/AM09/

Lic.No/Date:0310494453
18.11.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. 14010/48/2005/Ch.II dated 27.11.2007 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Tris(2-Hydroxyethyl) Isocyanurate

1 kg.

 

1. Cyanuric Acid

2. Ethylene Oxide

0.540 Kg

0.561 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

149

Case No.:13/35/83-ALC1/2008

Party Name:ALKYL AMINES CHEMICALS LTD

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00989/AM09/

RLA File :03/94/040/01223/AM07/

Lic.No/Date:0310494548
18.11.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. 14010/3/2005/Ch.III dated 19.7.2008 and decided to approve this case as under:-

 

Item of Export

Qty

Item of Import

Qty

Tetramethyl Ethylene Diamine

1 kg.

 

1. Ethylenediamine

2. Paraformaldehyde

0.585 Kg

1.170 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

150

Case No.:14/35/83-ALC1/2008

Party Name:PIDILITE INDUSTRIES LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00990/AM09/

RLA File :03/95/040/00354/AM09/

Lic.No/Date:0310494600
18.11.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. 14010/181/2003/Ch.III dated 21.3.2006 and decided to approve this case on repeat basis as under:-

 

Item of Export

Qty

Item of Import

Qty

Pigment Red 269

1 kg.

 

1. Naphthol ASCL/ASCA (5-chloro 3-Hydroxy 2 Naphtho-0-Anisidide)

2. Amino Anisic Acid Anilide (3-Amino P-Anisic Anilide)

3. Sodium Nitrite

0.580 Kg

 

 

0.442 Kg

 

0.124 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 

 

151

Case No.:15/35/83-ALC1/2008

Party Name:PIDILITE INDUSTRIES LIMITED

Meet No/Date:35/83-ALC1/2008
26.11.2008

Status:Case Approved

HQ File :01/83/050/00991/AM09/

RLA File :03/95/040/00336/AM09/

Lic.No/Date:0310494602
18.11.2008

Defer Date:

Decision : The Committee considered the case as per agenda and in the light of written comments of Deptt. of C&PC (Chem Division) forwarded vide their U.O. No. 14010/74/2008/Ch.III dated 20.11.2008 and decided to approve this case as under:-

 

Item of Export

Qty

Item of Import

Qty

Pigment Red 122

1 kg.

 

1. Dimethyl Succinylo Succinate

2. Dimetyl Formamide

3. Phosphorous Pentoxide

0.758 Kg

0.580 Kg

2.792 Kg

 

RLA concerned may take necessary action under Para 4.7 of HBP as per above decision of NORMS COMMITTEE.

 




 

 

 

 

Date:08.12.2008
Place:New Delhi

S.S.Mohan
Foreign Trade Development Officer