RATIFIED

 

Minutes of Meeting No.05/12 scheduled on 31.05.2011 of Norms Committee(NC-I)

(DES.I Section)

 

The meeting No. 05/12 of the Norms Committee (NC-I) for the licensing year 2011-2012 was held on 31.05.2011 under the Chairmanship of Sh. N.P.S. Monga, Additional  Director General of Foreign Trade to consider the applications under Duty Exemption / Remission Schemes (Chapter-4) of Foreign Trade Policy 2009–2014 / Handbook of Procedure Volume-I.  The following Members of the Committee were present in the meeting: -

 

Sl.No

Name of the representatives & their Designation

Room No.

Telephone No.

Deptt.

1.

Sh V. C.  Agarwal. I.A.

475A

23063321 Extn.3377

DHI, U.B.

2.

Sh  S.K. Jain,  D.O.

429A

23063321 Extn.3318

DIPP, U.B.

3.

Sh. K.K. Funda, Asstt. Dir. (Mech)

736A

 

DC(MSME),N.B.

4.

Sh. G. Parthasarthi, Dy.DGFT

312

23061563 Extn.301

DGFT, U.B.

 

I -The Committee considered the individual cases of the agenda of this meeting generated through the online system of NIC. The decisions taken thereon were as under: -

1

Case No.:3/37/80-ALC2/2009

Party Name:S.M.PULP PACKAGING PVT.LTD

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00562/AM10/

RLA File :05/24/040/00378/AM10/

Lic.No/Date:0510253563
27.11.2009

Defer Date:12.07.2011

Decision :The Committee observed that the comments called from ministry of Defence are yet to be received.  The Committee, therefore, decided to remind them to expediting their comments. The case may be re-listed on 12.07.2011.

 

2

Case No.:16/7/80-ALC2/2010

Party Name:INVENSYS INDIA PV., LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00090/AM11/

RLA File :03/94/040/01060/AM10/

Lic.No/Date:0310564639
12.03.2010

 

Decision : The Committee noted that items proposed by the firm for import are essential to assemble the export product. The firm  intends to export the whole system of Distributed Control System (DCS System) & Emergency Shut Down System (ESD System).Therefore, as per written comments of DIT received vide their U.O. Note No.17(36)/2010-IPHW  dated  21.04.2011, the Committee decided to ratify the norms for import on net-to-net basis with accountability clause in respect of the subject advance authorization.

The Regional Authority may take necessary action accordingly.

 

3

Case No.:3/11/80-ALC2/2010

Party Name:GEA BGR ENERGY SYSTEM INDIA LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00149/AM11/

RLA File :04/24/040/00012/AM11/

Lic.No/Date:0410113741
12.05.2010

 

Decision : As per written comments of DHI received vide their U.O. Note No.3(74)/10-TSW(B) dated 18.01.2011 and 09.05.2011, the Committee decided to ratify the norms in respect of the subject advance authorization as under:-

 

  1. Item No.1- this is a component & to be allowed under GN-4.
  2. Item No.2- As per information submitted in Appendix 11A of application, the firm needs 32 nos of ball valves & the same to be allowed under GN-4.
  3. Item No. 3 - The firm has stated that it will procure item no 3 indigenously & hence to be deleted.
  4. Item No. 4 - The firm proposes to import. SS Plates of weight 2947 Kg with 5% wastage and the same is allowed as applied for.

 

The Regional Authority may take necessary action accordingly.

 

4

Case No.:4/11/80-ALC2/2010

Party Name:GEA BGR ENERGY SYSTEM INDIA LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00150/AM11/

RLA File :04/24/040/00011/AM11/

Lic.No/Date:0410113742
12.05.2010

 

Decision : As per written comments of  DHI  received vide their U.O. Note No.3(74)/10-TSW(B) dated 18.01.2011 and 09.05.2011, the Committee decided to ratify the norms in respect of the subject advance authorization as under:-

 

Export

 

          Quantity of Condenser on line Tube Cleaning System is 8 numbers & that of Debris filter is 8 numbers & the same may also be incorporated in the licence. The total export product weight is 105.8 MT & the same to be incorporated in the license.

Import

 

  1. Item No.1 to 13, 18 to 20 except item no 7 & 8 – These are components & to be allowed under GN-4.
  2. Item No.7- - Quantity to be allowed is 8 sets.
  1. Item No.8- - Quantity to be allowed is 8 sets.
  2. Item No.14 - This is spares of item no 5 &  to be allowed under spares policy.
  3. Item No. 15 & 17 - The firm has requested for deleted for item no 15 & 17 as it has sourced indigenously.
  4. Item No. 16 - The firm proposes to manufacture a number of small components out of the imported SS plates. The total weight of components whose part number has been given is 10,960 kg & allowed import of 11,508 kg with 5% wastage.

 

The Regional Authority may take necessary action accordingly.

 

5

Case No.:41/18/80-ALC2/2010

Party Name:CLYDE BERGEMANN INDIA PRIVATE LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00294/AM11/

RLA File :05/23/040/00080/AM11/

Lic.No/Date:0510267550
05.07.2010

 

Decision : The representative of the firm Shri Anil Arora, Dy.General Manager, Business Development appeared before the Committee for personal hearing  He explained the manufacturing process & wastage involved. DC(MSME) informed vide their U.O. Note No.30(131)/2010-ME(B) dated 10.04.2011, the firm  was asked to submit the proof / justification but failed to justify the wastage involved in the processing of raw material on net-to-net basis + 2% wastage.  The Committee deliberated the matter and  decided to ratify the norms in respect of the subject advance authorization as under:-

 

                The firm has requested for import of 61 items, out of which 08 are raw material and balance components. Import of component is allowed on net  -to-net basis and 2% wastage is allowed on 8 raw materials mentioned at S.No.11,12,15,16,20,50, 51 and 55 of import list.

 

The Regional Authority may take necessary action accordingly.

 

6

Case No.:4/25/80-ALC2/2010

Party Name:TERUMO PENPOL LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00394/AM11/

RLA File :53/24/040/00015/AM11/

Lic.No/Date:5310011323
08.09.2010

 

Decision : Based on earlier written comments of C&PC received vide their O.M. No.46011/21/2009-PC-II  dated 02.12.2010, the Committee decided to ratify the norms in respect of the subject advance authorization on repeat basis as per firm Advance Authorization No.5310011884 dated 13.12.2011 ratified in Norms Committee Meeting No. 38/11 held on dated 22.02.2011 & others with an amendment that the calculation of export item would be based on number and weight specified. The Regional Authority may take necessary action accordingly.

 

7

Case No.:18/29/80-ALC2/2010

Party Name:DENSO HARYANA PVT. LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00453/AM11/

RLA File :05/23/040/00131/AM11/

Lic.No/Date:0510272444
09.09.2010

Defer Date:12.07.2011

Decision : The Committee decided to forward a copy of firm’s reply to DHI for examination and comments.  The case may be re-listed on 12.07.2011.

 

8

Case No.:16/33/80-ALC2/2010

Party Name:C K INDUSTRIES

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00572/AM11/

RLA File :34/24/040/00163/AM11/

Lic.No/Date:3410028224
07.10.2010

Defer Date:12.07.2011

Decision : The Committee decided to forward a copy of firm’s reply to DIPP for examination and comments.  The case may be re-listed on 12.07.2011.

 

9

Case No.:41/29/80-ALC2/2010

Party Name:SHREE GAYATRI HEALDS MFG. CO.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Closed

HQ File :01/80/050/00476/AM11/

RLA File :52/24/040/00018/AM11/

Lic.No/Date:5210032162
08.10.2010

 

Decision : The Committee noted that RA neither reported the status of the case nor forwarded the four sets of application in response to this office letter and subsequent reminder.  Since the subject authorization is quite old, the Committee presumed that ratification of norms of the subject authorization is not required and decided to close the case on the part of NC.

 

The Regional Authority may take necessary action accordingly.

 

10

Case No.:16/2/80-ALC2/2011

Party Name:PNEUMAX PNEUMATIC INDIA PVT.LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00937/AM11/

RLA File :07/21/040/00491/AM11/

Lic.No/Date:0710074822
14.10.2010

Defer Date:12.07.2011

Decision : The Committee noted that firm’s application has been sent to DHI on 27.05.2011 and decided to await their comments.  The case may be re-listed on 12.07.2011.

 

11

Case No.:18/33/80-ALC2/2010

Party Name:HIND HIGH VACUUM COMPANY PVT LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00574/AM11/

RLA File :07/24/040/00285/AM11/

Lic.No/Date:0710074989
22.10.2010

 

Decision : As per written comments of DIPP received vide their U.O. Note dated  31.05.2011,  the Committee decided to ratify the norms in respect of the subject advance authorization as under:-

 

1.      Net weight of export products at S.Nos. 1, 2 & 3 to be specified as  2108 Kgs., 1795 Kgs. & 3847 Kgs. respectively.

2.      Quantities of import items from S.Nos. 1 to 12, 14 to 17, 24 to 32, 34 to 38, 44 to 53 and 55 to 60 to  be allowed on net to net basis with accountability clause.

3.      Quantities of import items at S.Nos. 13, 33 & 54 to be allowed as applied for.

4.      Quantity of import item at S.No.18 to be allowed as applied for  i.e. 55.527 Kgs. inclusive of 80% wastage after 1/3rd recovery.

5.      Quantity of import item at S.No.19 to be allowed as applied for  i.e. 86.59 Kgs. inclusive of 29% wastage after 1/3rd recovery.

6.      Quantity of import item at S.No.20 to be allowed as applied for  i.e. 315.23 Kgs. inclusive of 1.7% wastage after 1/3rd recovery.

7.      Quantity of import item at S.No.21 to be allowed as applied for i.e. 9.904 Kgs. inclusive of 20% wastage after 1/3rd recovery.

8.      Quantity of import item at S.No.22 to be allowed as applied for  i.e. 186.877 Kgs. inclusive of 271% wastage after 1/3rd recovery.

9.      Quantity of import item at S.No.23 to be allowed as applied for  i.e. 1254.981 Kgs. inclusive of 213% wastage after 1/3rd recovery.

10.  Quantity of import item at S.No.39 may be allowed as applied for  i.e. 49.895 Kgs. inclusive of 53% wastage after 1/3rd recovery..

11.  Quantity of import item at S.No.40 to be allowed as applied for  i.e. 37.947 Kgs. inclusive of 20% wastage after 1/3rd recovery.

12.  Quantity of import item at S.No.41 to be allowed as applied for  i.e. 335.789 Kgs. inclusive of 1.4% wastage after 1/3rd recovery.

13.  Quantity of import item at S.No.42 to be allowed as applied for  i.e. 28.553 Kgs. inclusive of 46% wastage after 1/3rd recovery.

14.  Quantity of import item at S.No.43 may be allowed as applied for  i.e. 1187.632  Kgs. inclusive of 124% wastage after 1/3rd recovery.

15.  Quantity of import item at S.No.61 to be allowed as 105 Kgs. inclusive of 40% wastage after 1/3rd recovery.

16.  Quantity of import item at S.No.62 to be allowed as 82.5 Kgs. inclusive of 18% wastage after 1/3rd recovery.

17.  Quantity of import item at S.No.63 to be allowed as 766.8 Kgs. inclusive of 1.8% wastage after 1/3rd recovery

18.  Quantity of import item at S.No.64 to be allowed as applied for  i.e. 93.6 Kgs. inclusive of 109% wastage.

19.  Quantity of import item at S.No.65 to be allowed as 2433 Kgs. inclusive of 100% wastage after 1/3rd recovery.

 

The Regional Authority may take necessary action accordingly.

 

12

Case No.:21/33/80-ALC2/2010

Party Name:VOLVO BUSES INDIA PVT.LTD,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00577/AM11/

RLA File :07/24/040/00296/AM11/

Lic.No/Date:0710075184
01.11.2010

Defer Date:12.07.2011

Decision :  The representative of the DHI informed the Committee that they received the firm’s reply and case is under study. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

 

13

Case No.:10/33/80-ALC2/2010

Party Name: CHEMICO

 SYNTHETICS LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Closed

HQ File :01/80/050/00566/AM11/

RLA File :05/23/040/00161/AM11/

Lic.No/Date:0510276220
02.11.2010

 

Decision : The Committee noted that the firm has informed vide their letter dated 02.07.2011 that Advance Authorization No. 05102712776 dated 15.09.2010 was misplaced and Duplicate  Advance Authorization No. 0510276220 dated 02.11.2010 was issued in lieu of Advance Authorization No. 05102712776 dated 15.09.2010  The firm has surrendered the duplicate Advance Authorization  No. 0510276220 dated 02.11.2010 without utilization to R.A. and R.A. have cancelled the same vide letter dated 25.11.2011. In view of this. the Committee therefore decided to close the case on the part of N.C. I also.

 

The Regional Authority may take necessary action accordingly

 

 

 

  14

Case No.:20/33/80-ALC2/2010

Party Name:BIRLA ERICSSON OPTICAL LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00576/AM11/

RLA File :11/24/040/00051/AM11/

Lic.No/Date:1110023479
02.11.2010

Defer Date:12.07.2011

Decision : The Committee observed that the comments called for from DIT are yet to be received.  The Committee, therefore, decided to remind them for expediting their comments. The case may be re-listed on 12.07.2011.

 

 

 

 

 

 

 

 

 

15

Case No.:39/36/80-ALC2/2010

Party Name:SHARP TANKS AND STRUCTURALS PVT.LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00738/AM11/

RLA File :03/95/040/00637/AM11/

Lic.No/Date:0310600483
08.11.2010

 

Decision : As per written comments of DIPP received vide their U.O. Note dated  31.05.2011,  the Committee decided to ratify the norms in respect of the subject advance authorization as under:-

 

  1. Word “relevant” may be prefixed and words “6 mm to 60 mm thk.” May be suffixed with the description of import item.
  2. Taking clue from SION C-450, quantity of import item may be allowed as 128470 Kgs. inclusive of 10% wastage.

 

The Regional Authority may take necessary action accordingly.

 

16

Case No.:3/33/80-ALC2/2010

Party Name:L&T - MHI TURBINE GENERATORS PVT.LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00559/AM11/

RLA File :03/95/040/00615/AM11/

Lic.No/Date:0310602242
22.11.2010

Defer Date:12.07.2011

Decision : The representative of the DHI informed the Committee that the case is under study.  The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

17

Case No.:8/33/80-ALC2/2010

Party Name:ZENITH PRECISION PVT LTD .,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00564/AM11/

RLA File :07/24/040/00328/AM11/

Lic.No/Date:0710075606
24.11.2010

Defer Date:12.07.2011

Decision : The Committee observed that no reply of the firm had been received by this office in response to this office letter 05.04.2011 calling for certain information. The Committee, therefore, decided to remind the firm for expediting the said information otherwise their case will be rejected and no further representation will be entertained and to relist the case on 12.07.2011.

 

18

Case No.:9/33/80-ALC2/2010

Party Name:ZENITH PRECISION PVT LTD .,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00565/AM11/

RLA File :07/24/040/00329/AM11/

Lic.No/Date:0710075610
24.11.2010

Defer Date:12.07.2011

Decision : The Committee observed that no reply of the firm had been received by this office in response to this office letter 15.03.2011 calling for certain information. The Committee, therefore, decided to remind the firm for expediting the said information otherwise their case will be rejected and no further representation will be entertained and to relist the case on 12.07.2011.

 

19

Case No.:12/33/80-ALC2/2010

Party Name:JOHNSON MATTHEY INDIA PVT. LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00568/AM11/

RLA File :05/23/040/00236/AM11/

Lic.No/Date:0510277816
24.11.2010

Defer Date:12.07.2011

Decision : The representative of the DHI informed the Committee that the case is under study.  The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

20

Case No.:13/33/80-ALC2/2010

Party Name:JOHNSON MATTHEY INDIA PVT. LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00569/AM11/

RLA File :05/23/040/00237/AM11/

Lic.No/Date:0510277817
24.11.2010

Defer Date:12.07.2011

Decision : The representative of the DHI informed the Committee that the case is under study.  The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

21

Case No.:35/36/80-ALC2/2010

Party Name:ANAND EXPORTS

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00734/AM11/

RLA File :06/24/040/00042/AM11/

Lic.No/Date:0610019975
06.12.2010

Defer Date:12.07.2011

Decision : The Committee observed that no reply of the firm had been received by this office in response to this office letter 02.05.2011 calling for certain information. The Committee, therefore, decided to remind the firm for expediting the said information otherwise their case will be rejected and no further representation will be entertained and to relist the case on 12.07.2011.

 

22

Case No.:62/35/80-ALC2/2010

Party Name:INVENSYS INDIA PVT., LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00689/AM11/

RLA File :03/94/040/00823/AM11/

Lic.No/Date:0310605374
09.12.2010

Defer Date:12.07.2011

Decision : The Committee observed that the comments called for from DIT are yet to be received.  The Committee, therefore, decided to remind them for expediting their comments. The case may be re-listed on 12.07.2011.

 

23

Case No.:22/36/80-ALC2/2010

Party Name:BIO - TECH VISION CARE PVT.LTD

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00721/AM11/

RLA File :08/24/040/00264/AM11/

Lic.No/Date:0810094482
09.12.2010

 

Decision : Based on the written comments of C&PC received vide their O.M. No.46011/35/2011-PC-II  dated 05.05.2011, the Committee decided to ratify the norms as under:-

 

Item to be Exported

Quantity

Intraocular Lens Acrylic (Foldable)

1 No.

Raw-material Recommended for Import

Quantity

1.      Acrylic Blanks

    (Diameter 16 mm+/-10%, thick ness

    3 mm +/- 10%, weight 0-76gram+/-10%)

2.      Relevant Lens Holder / Folder

3.      Relevant Foto/Cap

4.      Relevant Tyvek Roll/ Tyvek Pouches/vial Blister

5.      Relevant Bungs

6.      Consumab Items i.e. Optical Wax, Polishing Compound, glass beads, metal DOP, diamond tool, drill bit and milling cutter

 

1.12 No.

 

Net + 1%

Net + 1%

Net + 1%

 

Net + 1%

4% of FOB Value of export

 

 

The Regional Authority may take necessary action accordingly.

 

24

Case No.:21/36/80-ALC2/2010

Party Name:BHARAT HEAVY ELECTRICALS LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00720/AM11/

RLA File :04/24/040/00233/AM11/

Lic.No/Date:0410119698
13.12.2010

 

Decision : As per written comments of DHI received vide their U.O. Note No.3(39)/10-TSW(B)/245  dated 28.04.2011, the Committee decided to ratify the norms in respect of the subject advance authorization as under:-

 

Export

 

The total export weight is 2606MT & the same may be incorporated in the licence.

 

  1. Item No.1- (Carbon Steel) The quantity of seamless tube/ pipe to be allowed is 930 MT as applied for with 2% wastage. “Welded” to be deleted from the description of import item.
  2. Item no 2- (Alloy Steel) The quantity of seamless tube/ pipe to be allowed is 60 MT as applied for with 2% wastage. Welded” to be deleted from the description of import item.
  3. Item no 3-(Stainless Steel)The quantity of seamless tube / pipe to be allowed is 24 MT with 2% wastage. “Welded” to be deleted from the description of import item.
  4. Item no 4- The word “Finished” to be prefixed to the description of import & the same may be restricted to 78 MT  & the same to be incorporated along with quantity of import in numbers. The item to be allowed under GN-4 as applied for.

 

The Regional Authority may take necessary action accordingly.

 

25

Case No.:31/36/80-ALC2/2010

Party Name:BHARAT HEAVY ELECTRICALS LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00730/AM11/

RLA File :04/24/040/00237/AM11/

Lic.No/Date:0410119699
13.12.2010

 

Decision : As per written comments of DHI vide their U.O. Note No.3(39)/10-TSW(B)/246  dated 28.04.2011, the Committee decided to ratify the norms in respect of the subject advance authorization as under:-

 

Export

 

The total export weight is 2681MT & the same to be incorporated in the licence.

 

  1. Item No.1- (Carbon Steel) The quantity of seamless tube/ pipe to be allowed is 930 MT as applied for with 2% wastage. “Welded” to be deleted from the description of import item.
  2. Item no 2- (Alloy Steel) The quantity of seamless tube/ pipe to be allowed is 50 MT as applied for with 2% wastage. “Welded” to be deleted from the description of import item.
  3. Item no 3-(Stainless Steel)The quantity of seamless tube / pipe to be allowed is 6 MT with 2% wastage as applied by the firm. “Welded” to be deleted from the description of import item.
  4. Item no 4- The word “Finished” may be prefixed to the description of import & the same may be incorporated in the licence. The quantity of import may be restricted to 198 MT & the same may be incorporated along with quantity of import in numbers. The item may be allowed under GN-4 as applied for.
  5. Item no 5- Welding material- Quantity applied is only 6 MT & the same to be recommend import as applied for.
  6. Item no-6 & 7- These are components & allowed under GN-4. However weight of item no 6 is 6 MT & that of item no 7 is 8 MT and the same to be incorporated in the licensee along with the quantity in number.

 

The Regional Authority may take necessary action accordingly.

 

26

Case No.:15/39/80-ALC2/2010

Party Name:KONECRANES INDIA 

PRIVATE LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00817/AM11/

RLA File :31/21/040/00243/AM11/

Lic.No/Date:3110045890
13.12.2010

Defer Date:12.07.2011

Decision : The Committee observed that no reply of the firm had been received by this office in response to this office letter 03.05.2011 calling for certain information. The Committee, therefore, decided to remind the firm for expediting the said information otherwise their case will be rejected and no further representation will be entertained and to relist the case on 12.07.2011.

 

27

Case No.:32/36/80-ALC2/2010

Party Name:AUTO TECH INDUSTRIES (INDIA) PVT. LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00731/AM11/

RLA File :04/24/040/00240/AM11/

Lic.No/Date:0410120014
21.12.2010

Defer Date:12.07.2011

Decision : The Committee observed that no reply of the firm had been received by this office in response to this office letter 29.03.2011 calling for certain information. The Committee, therefore, decided to remind the firm for expediting the said information otherwise their case will be rejected and no further representation will be entertained and to relist the case on 12.07.2011.

 

28

Case No.:33/36/80-ALC2/2010

Party Name:AUTO TECH INDUSTRIES (INDIA) PVT. LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00732/AM11/

RLA File :04/24/040/00239/AM11/

Lic.No/Date:0410120009
21.12.2010

Defer Date:12.07.2011

Decision : The Committee observed that no reply of the firm had been received by this office in response to this office letter 29.03.2011 calling for certain information. The Committee, therefore, decided to remind the firm for expediting the said information otherwise their case will be rejected and no further representation will be entertained and to relist the case on 12.07.2011.

 

29

Case No.:25/36/80-ALC2/2010

Party Name:EASTERN EQUIPMENT AND ENGINEERS PRIVATE LIMITED.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00724/AM11/

RLA File :02/24/040/00168/AM11/

Lic.No/Date:0210152463
23.12.2010

Defer Date:12.07.2011

Decision : On the recommendation of the representative of DIPP present in the meeting, it was decided by the Committee to call for the following information/clarification from the firm and to re-list the case on  12.07.2011: -

 

  1. Information in respect of Sl.No.5 & 11 of the Standard Deficiency Format, export product wise.
  2. Separate quantities of MS Plates & MS Angles / Channels for import item at Sl. No.2.

 

30

Case No.:16/39/80-ALC2/2010

Party Name:LINCOLN HELIOS ( I ) LTD

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00818/AM11/

RLA File :07/24/040/00396/AM11/

Lic.No/Date:0710076349
29.12.2010

Defer Date:12.07.2011

Decision : The Committee noted that the DL has been issued to the firm dt.03.05.2011 raised by DHI. The Committee, therefore, decided to  await the firm’s reply and to relist the case on 12.07.2011.

 

31

Case No.:28/39/80-ALC2/2010

Party Name:MAN FORCE TRUCKS PRIVATE LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00830/AM11/

RLA File :31/24/040/00119/AM11/

Lic.No/Date:3110046183
29.12.2010

Defer Date:12.07.2011

Decision : The Committee noted that the is under study of DHI and to relist the case on 12.07.2011.

 

32

Case No.:11/39/80-ALC2/2010

Party Name:LARSEN & TOUBRO LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00813/AM11/

RLA File :03/95/040/00733/AM11/

Lic.No/Date:0310608646
30.12.2010

Defer Date:12.07.2011

Decision : The Committee noted that the DL has been issued to the firm dt.03.05.2011 raised by DIPP. The Committee, therefore, decided to await the firm’s reply and to relist the case on 12.07.2011.

 

33

Case No.:2/36/80-ALC2/2010

Party Name:BHARAT HEAVY ELECTRICALS LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00701/AM11/

RLA File :09/24/040/00450/AM11/

Lic.No/Date:0910045023
03.01.2011

Defer Date:12.07.2011

Decision : The Committee noted that the DL has been issued to the firm dt.02.05.2011 raised by DHI. The Committee, therefore, decided to  await the firm’s reply and to relist the case on 12.07.2011.

 

34

Case No.:5/36/80-ALC2/2010

Party Name:DRIPLEX WATER ENGINEERING LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00704/AM11/

RLA File :05/23/040/00280/AM11/

Lic.No/Date:0510280956
04.01.2011

Defer Date:12.07.2011

Decision :The representative of the DHI informed the Committee that the case was under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

35

Case No.:6/36/80-ALC2/2010

Party Name:DRIPLEX WATER ENGINEERING LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00705/AM11/

RLA File :05/23/040/00281/AM11/

Lic.No/Date:0510280957
04.01.2011

Defer Date:12.07.2011

Decision : The representative of the DHI informed the Committee that the case was under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

36

Case No.:7/36/80-ALC2/2010

Party Name:DRIPLEX WATER ENGINEERING LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00706/AM11/

RLA File :05/23/040/00282/AM11/

Lic.No/Date:0510280959
04.01.2011

Defer Date:12.07.2011

Decision : The representative of the DHI informed the Committee that the case was under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

37

Case No.:24/36/80-ALC2/2010

Party Name:INJECTOPLAST PVT.LTD

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00723/AM11/

RLA File :06/24/040/00049/AM11/

Lic.No/Date:0610020433
05.01.2011

Defer Date:12.07.2011

Decision : The Committee noted that C&PC has been reminded on 02.05.2011 for comments. The Committee decided to await the comments of C&PC and to relist the case on 12.07.2011.

 

38

Case No.:30/39/80-ALC2/2010

Party Name:L&T-MHI BOILERS PVT. LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00832/AM11/

RLA File :03/95/040/00765/AM11/

Lic.No/Date:0310609444
05.01.2011

Defer Date:12.07.2011

Decision : The Committee noted that the firm has sought time for submission of documents vide their letter dated 23.05.2011. The Committee decided that to await the firm’s reply and to relist the case on 12.07.2011.

 

39

Case No.:10/36/80-ALC2/2010

Party Name:SEC INDUSTRIES PVT.LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00709/AM11/

RLA File :09/24/040/00442/AM11/

Lic.No/Date:0910045076
07.01.2011

Defer Date:12.07.2011

Decision : The Committee observed that the comments called for from Ministry of Defence are yet to be received.  The Committee, therefore, decided to remind them for expediting their comments. The case may be re-listed on 12.07.2011.

 

40

Case No.:11/36/80-ALC2/2010

Party Name:KIRLOSKAR CHILLERS PRIVATE LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Closed

HQ File :01/80/050/00710/AM11/

RLA File :31/21/040/00276/AM11/

Lic.No/Date:3110046340
07.01.2011

 

Decision : The Committee noted that RA neither reported the status of the case nor forwarded the four sets of application in response to this office letter and subsequent reminder.  Since the subject authorization is quite old, the Committee presumed that ratification of norms of the subject authorization is not required and decided to close the case on the part of NC.

 

The Regional Authority may take necessary action accordingly.

 

41

Case No.:12/36/80-ALC2/2010

Party Name:LION HOLDINGS PVT. LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00711/AM11/

RLA File :05/23/040/00264/AM11/

Lic.No/Date:0510281397
12.01.2011

 

Decision : As per written comments of DC(MSME received vide their U.O. Note No.30(193)2009-ME dated21.04.2011,  the Committee decided to ratify the norms in respect of the subject advance authorization as under:-

 

“The firm has mentioned weight of both the export product in their reply and applied for the import of raw material and components on net to net basis. Import of all the import items is allowed on net-to-net basis.”

 

The Regional Authority may take necessary action accordingly.

 

42

Case No.:13/36/80-ALC2/2010

Party Name:DONG WOO SURFACE TECH (INDIA) PVT. LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00712/AM11/

RLA File :04/24/040/00277/AM11/

Lic.No/Date:0410120619
12.01.2011

 

Decision : As per written comments of DC(MSME) received vide their U.O. Note No.30(193)2010-ME dated 25.04.2011,  the Committee decided to ratify the norms in respect of the subject advance authorization as under:-

 

“Import of all the items on net to net basis with accountability clause is recommended.”

 

The Regional Authority may take necessary action accordingly.

 

43

Case No.:3/39/80-ALC2/2010

Party Name:L&T-MHI BOILERS PVT. LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00805/AM11/

RLA File :03/95/040/00774/AM11/

Lic.No/Date:0310610650
12.01.2011

Defer Date:12.07.2011

Decision :The representative of the DHI informed the Committee that they have received the firm’s reply and the case is under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

44

Case No.:22/39/80-ALC2/2010

Party Name:CARTOON SANITATION PVT. LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00824/AM11/

RLA File :06/24/040/00056/AM11/

Lic.No/Date:0610020559
12.01.2011

 

Decision : As per written comments of DIPP received vide their U.O. Note dated  31.05.2011,  the Committee decided to ratify the norms in respect of the subject advance authorization as under:-

  1. Quantity of export product may be modified as 1054.8 MT containing 1000 MT of Zinc.
  2. Taking clue from SION C-1346, quantity of import item at S.No.1 may be allowed as applied for i.e. 1100 MT inclusive of 10% wastage.
  3. Taking clue from SION C-789, quantity of import item at S.No.2 may be allowed as applied for i.e. 5 MT.

 

The Regional Authority may take necessary action accordingly.

 

45

Case No.:13/39/80-ALC2/2010

Party Name:L&T-MHI BOILERS PVT. LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00815/AM11/

RLA File :03/95/040/00824/AM11/

Lic.No/Date:0310610931
13.01.2011

Defer Date:12.07.2011

Decision : On the recommendation of the representative of DHI present in the meeting, it was decided by the Committee to call for the following information/clarification from the firm and to re-list the case on  12.07.2011: -

 

  1. Specific item of export with details of Auxiliaries & quantity of export in number and weight separately;
  2. Net weight & gross weight of castings & forgings proposed for import and
  3. Information in respect of Sl.No.3(legible Drawing), 4, 5 & 11 of the Standard Deficiency Format, export product wise.

 

46

Case No.:18/36/80-ALC2/2010

Party Name:PRECISION AUTOMATION AND ROBOTICS INDIA LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00717/AM11/

RLA File :31/21/040/00312/AM11/

Lic.No/Date:3110046436
14.01.2011

Defer Date:12.07.2011

Decision : The Committee decided to forward firm’s application to DHI for examination and comments.  The case may be re-listed on 12.07.2011.

 

47

Case No.:15/5/80-ALC2/2011

Party Name:TIL LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00051/AM12/

RLA File :02/24/040/00181/AM11/

Lic.No/Date:0210153534
14.01.2011

 

Decision : The Committee deliberated the details of the case and decided to ratify the norms in respect of the subject advance authorization as per General Note No.4 for Engineering Product.


The Regional Authority may take necessary action accordingly.

 

48

Case No.:19/39/80-ALC2/2010

Party Name:BIRLA FURUKAWA FIBRE OPTICS LIMITED,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00821/AM11/

RLA File :17/24/040/00036/AM11/

Lic.No/Date:1710003714
19.01.2011

 

Decision : As per written comments of Deptt. of Telecommunications received vide their I.D. Note No.15-03/2011-IP dated 28.04.2011,  the Committee decided to ratify the norms in respect of the subject advance authorization as under:-

 

Sl.No.

Details of import item

Quantity(KG)

1.

PREFORM of SILICA-For Manufacture of Telecommunication Grade Optical Fibre

3000.000

2.

UV RESIN I-For Manufacture of Telecommunication Grade Optical Fibre

2200.000

3.

UV RESIN I-For Manufacture of Telecommunication Grade Optical Fibre

2400.000

 

The Regional Authority may take necessary action accordingly.

 

49

Case No.:20/39/80-ALC2/2010

Party Name:INVENSYS INDIA PVT., LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00822/AM11/

RLA File :03/94/040/00941/AM11/

Lic.No/Date:0310611795
19.01.2011

Defer Date:12.07.2011

Decision : The Committee decided to forward firm’s reply to DIT for examination and comments.  The case may be re-listed on 12.07.2011.

 

50

Case No.:21/39/80-ALC2/2010

Party Name:INVENSYS INDIA PVT., LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00823/AM11/

RLA File :03/94/040/00942/AM11/

Lic.No/Date:0310611805
19.01.2011

Defer Date:12.07.2011

Decision : The Committee decided to forward firm’s reply to DIT for examination and comments.  The case may be re-listed on 12.07.2011.

 

51

Case No.:17/39/80-ALC2/2010

Party Name:BHARAT HEAVY ELECTRICALS LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00819/AM11/

RLA File :61/24/040/00074/AM11/

Lic.No/Date:6110000553
25.01.2011

Defer Date:12.07.2011

Decision : The Committee decided to forward firm’s reply to DHI for examination and comments.  The case may be re-listed on 12.07.2011.

 

52

Case No.:29/39/80-ALC2/2010

Party Name:PNEUMAX PNEUMATIC INDIA PVT.LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00831/AM11/

RLA File :07/21/040/00757/AM11/

Lic.No/Date:0710076903
25.01.2011

Defer Date:12.07.2011

Decision :The representative of the DHI informed the Committee that the case is under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

53

Case No.:7/2/80-ALC2/2011

Party Name:MAN FORCE TRUCKS PRIVATE LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00928/AM11/

RLA File :31/24/040/00170/AM10/

Lic.No/Date:3110046726
01.02.2011

Defer Date:12.07.2011

Decision : The Committee decided to forward firm’s reply to DHI for examination and comments.  The case may be re-listed on 12.07.2011.

 

54

Case No.:23/39/80-ALC2/2010

Party Name:BHARAT HEAVY ELECTRICALS LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00825/AM11/

RLA File :61/24/040/00078/AM11/

Lic.No/Date:6110000557
03.02.2011

Defer Date:12.07.2011

Decision : The Committee decided to forward firm’s reply to DHI for examination and comments.  The case may be re-listed on 12.07.2011.

 

55

Case No.:30/5/80-ALC2/2011

Party Name:BHARAT HEAVY ELECTRICALS LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00066/AM12/

RLA File :07/24/040/00445/AM11/

Lic.No/Date:0710077266
09.02.2011

Defer Date:12.07.2011

Decision : The committed noted that the firm’s application has been sent of DIT on 18.05.2011 and case is under their examination. The case may be re-listed on 12.07.2011.

 

56

Case No.:1/39/80-ALC2/2010

Party Name:PRECISION AUTOMATION AND ROBOTICS INDIA LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00803/AM11/

RLA File :31/21/040/00353/AM11/

Lic.No/Date:3110046848
10.02.2011

Defer Date:12.07.2011

Decision : On the recommendation of the representative of DHI present in the meeting, it was decided by the Committee to call for the following information/clarification from the firm and to re-list the case on  12.07.2011: -

 

“The firm has not sought wastage on raw material. But as per the process flow chart submitted by the firm, the raw material is further processed which includes drilling, cutting etc. These processing will result in wastage & the firm need to clarify the same. Further for certain export items like items No.4 to 7, there is only one import item & the firm has mentioned at Appendix 11A that there is no indigenous input. The firm may clarify how the export product is manufactured with only one imported input with no indigenous input.”

 

57

Case No.:2/39/80-ALC2/2010

Party Name:BHARAT HEAVY ELECTRICALS LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00804/AM11/

RLA File :04/24/040/00257/AM11/

Lic.No/Date:0410121550
11.02.2011

Defer Date:12.07.2011

Decision : The Committee noted that the firm has sought time for submission of documents vide their letter dated 30.05.2011. The Committee decided that to await the firm’s reply and to relist the case on 12.07.2011.

 

58

Case No.:5/39/80-ALC2/2010

Party Name:PRECISION AUTOMATION AND ROBOTICS INDIA LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00807/AM11/

RLA File :31/21/040/00364/AM11/

Lic.No/Date:3110046899
11.02.2011

Defer Date:12.07.2011

Decision : The Committee noted that RA neither reported the status of the case nor forwarded the four sets of application in response to this office letter and subsequent reminder.  The Committee decided to final reminder to RA, failing which it will be presumed that ratification of norms of the subject authorization is not required and the case will be closed on the part of NC.  The case may be re-listed on 12.07.2011.

 

59

Case No.:10/5/80-ALC2/2011

Party Name:BHARAT HEAVY ELECTRICALS LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00046/AM12/

RLA File :09/24/040/00479/AM11/

Lic.No/Date:0910045519
11.02.2011

Defer Date:12.07.2011

Decision : The Committee decided to forward firm’s application  to DIPP for examination and comments.  The case may be re-listed on 12.07.2011.

 

60

Case No.:7/39/80-ALC2/2010

Party Name:BHARAT HEAVY ELECTRICALS LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00809/AM11/

RLA File :04/24/040/00104/AM11/

Lic.No/Date:0410121605
14.02.2011

Defer Date:12.07.2011

Decision : The Committee noted that the reminder has been issued to the firm dt.02.05.2011 raised by DHI. The Committee, therefore, decided to await the firm’s reply and to relist the case on 12.07.2011.

 

61

Case No.:10/39/80-ALC2/2010

Party Name:SCHOTT KAISHA PRIVATE LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00812/AM11/

RLA File :03/95/040/00915/AM11/

Lic.No/Date:0310616011
15.02.2011

Defer Date:12.07.2011

Decision : The Committee noted that though RA had informed that the hardcopy of  application of  the firm has been sent, the application is yet to be received.  The Committee decided to inform the same to R.A. and request for application once again (with a copy to firm).  The case may be re-listed on 12.07.2011.  

 

62

Case No.:14/39/80-ALC2/2010

Party Name:SPRAY ENGINEERING DEVICES LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00816/AM11/

RLA File :22/24/040/00091/AM11/

Lic.No/Date:2210010996
15.02.2011

Defer Date:12.07.2011

Decision : On the recommendation of the representative of DIPP present in the meeting, it was decided by the Committee to call for the following information/clarification from the firm and to re-list the case on  12.07.2011: -

 

  1. Information in respect of Sl.No.5 & 11 of the Standard Deficiency Format, export product wise.

 

63

 

 

Case No.:31/39/80-ALC2/2010

Party Name:SAVAS ENGINEERING COMPANY PVT. LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00833/AM11/

RLA File :31/24/040/00249/AM11/

Lic.No/Date:3110046929
15.02.2011

Defer Date:12.07.2011

Decision : The Committee noted that RA neither reported the status of the case nor forwarded the four sets of application in response to this office letter and subsequent reminder.  The Committee decided to send final reminder to RA, failing which it will be presumed that ratification of norms of the subject authorization is not required and the case will be closed on the part of NC.  The case may be re-listed on 12.07.2011.

 

64

Case No.:32/39/80-ALC2/2010

Party Name:MOTHERSON SUMI SYSTEMS LTD

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00834/AM11/

RLA File :05/24/040/00381/AM11/

Lic.No/Date:0510284047
15.02.2011

Defer Date:12.07.2011

Decision :The representative of the DHI informed the Committee that the case was under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

65

Case No.:33/39/80-ALC2/2010

Party Name:NOV SARA INDIA PRIVATE LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00835/AM11/

RLA File :61/24/040/00080/AM11/

Lic.No/Date:6110000561
15.02.2011

Defer Date:12.07.2011

Decision : The Committee noted that complete on-line data has not been received.  The Committee, therefore, decided to request R.A.  to send on-line details once again  along with hard copy of the application and to re-list  the case on 12.07.2011.

 

66

Case No.:34/39/80-ALC2/2010

Party Name:PREMIER INDUSTRIAL CORPORATION LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00836/AM11/

RLA File :03/95/040/00799/AM11/

Lic.No/Date:0310616498
17.02.2011

Defer Date:12.07.2011

Decision : The Committee observed that the comments called for from Ministry of Mines are yet to be received.  The Committee, therefore, decided to remind them for expediting their comments. The case may be re-listed on 12.07.2011.

 

67

Case No.:38/39/80-ALC2/2010

Party Name:MUBEA AUTOMOTIVE INDIA PRIVATE LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00840/AM11/

RLA File :31/24/040/00233/AM11/

Lic.No/Date:3110046959
17.02.2011

Defer Date:12.07.2011

Decision :The representative of the DHI informed the Committee that the case was under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

68

Case No.:36/39/80-ALC2/2010

Party Name:TRF LIMITED,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00838/AM11/

RLA File :02/24/040/00255/AM10/

Lic.No/Date:0210154977
18.02.2011

Defer Date:12.07.2011

Decision : The Committee noted that the firm’s application has been sent to DHI on 15.04.2011 for examination and comments. The Committee, therefore, decided to defer the case and to relist the case on 12.07.2011.

 

69

Case No.:41/39/80-ALC2/2010

Party Name:SEC INDUSTRIES PVT.LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00843/AM11/

RLA File :09/24/040/00524/AM11/

Lic.No/Date:0910045585
18.02.2011

Defer Date:12.07.2011

Decision : The Committee observed that the comments called for from Ministry of Defence are yet to be received.  The Committee, therefore, decided to remind them for expediting their comments. The case may be re-listed on 12.07.2011.

 

70

Case No.:42/39/80-ALC2/2010

Party Name:L&T-MHI BOILERS PVT. LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00844/AM11/

RLA File :03/95/040/00874/AM11/

Lic.No/Date:0310616717
18.02.2011

Defer Date:12.07.2011

Decision :The representative of the DHI informed the Committee that the case was under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

71

Case No.:18/5/80-ALC2/2011

Party Name:SPRAY ENGINEERING DEVICES LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00054/AM12/

RLA File :22/24/040/00094/AM11/

Lic.No/Date:2210011010
18.02.2011

Defer Date:12.07.2011 12.07.2011

Decision : The Committee noted that the firm’s application has already been sent to DIPP on 27.05.2011.  However, the Committee decided to  forward  the same  to DHI for examination and comments.  The case may be re-listed on 12.07.2011.

 

72

Case No.:37/39/80-ALC2/2010

Party Name:DAEWON INDIA AUTOPARTS PVT LTD

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00839/AM11/

RLA File :04/24/040/00307/AM11/

Lic.No/Date:0410121739
21.02.2011

Defer Date:12.07.2011

Decision : The Committee noted that the reminder has been issued to the firm dt.02.05.2011 raised by DHI. The Committee, therefore, decided to await the firm’s reply and to relist the case on 12.07.2011.

 

73

Case No.:40/39/80-ALC2/2010

Party Name:BHARAT HEAVY ELECTRICALS LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00842/AM11/

RLA File :04/24/040/00231/AM11/

Lic.No/Date:0410121741
21.02.2011

Defer Date:12.07.2011

Decision :The representative of the DHI informed the Committee that the case is under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

74

Case No.:47/39/80-ALC2/2010

Party Name:BOTIL OIL TOOLS INDIA PVT LTD(FORMERLY BAKER OIL

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00849/AM11/

RLA File :05/23/040/00328/AM11/

Lic.No/Date:0510284479
22.02.2011

Defer Date:12.07.2011

Decision : The representative of the DHI informed the Committee that the case is under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

75

Case No.:48/39/80-ALC2/2010

Party Name:BOTIL OIL TOOLS INDIA PVT LTD(FORMERLY BAKER OIL

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00850/AM11/

RLA File :05/23/040/00330/AM11/

Lic.No/Date:0510284482
22.02.2011

Defer Date:12.07.2011

Decision : The representative of the DHI informed the Committee that the case is under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

76

Case No.:3/5/80-ALC2/2011

Party Name:BLUE STAR LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00039/AM12/

RLA File :03/94/040/00917/AM11/

Lic.No/Date:0310617059
22.02.2011

Defer Date:12.07.2011

Decision : On the recommendation of the representative of DIPP present in the meeting, it was decided by the Committee to call for the following information/clarification from the firm and to re-list the case on  12.07.2011:-

 

Information in respect of Sl.No.5 & 11 of the Standard Deficiency Format, export product wise.

 

77

Case No.:6/5/80-ALC2/2011

Party Name:TEMA INDIA LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00042/AM12/

RLA File :03/95/040/00950/AM11/

Lic.No/Date:0310617937
25.02.2011

Defer Date:12.07.2011

Decision : On the recommendation of the representative of DIPP present in the meeting, it was decided by the Committee to call for the following information/clarification from the firm and to re-list the case on  12.07.2011: -

 

Information in respect of Sl.No.3, 4, 5 & 11 of the Standard Deficiency Format.

 

78

Case No.:20/5/80-ALC2/2011

Party Name:LARSEN & TOUBRO LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00056/AM12/

RLA File :03/95/040/00948/AM11/

Lic.No/Date:0310619458
04.03.2011

Defer Date:12.07.2011

Decision :The Committee decided to forward a copy of application to DIPP for examination & comments and to relist the case on 12.07.2011.

 

79

Case No.:9/5/80-ALC2/2011

Party Name:GEA ECOFLEX INDIA PVT.LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00045/AM12/

RLA File :03/94/040/01060/AM11/

Lic.No/Date:0310620922
14.03.2011

 

Decision : As per written comments of DIPP received vide their U.O. Note dated  31.05.2011,  the Committee decided to ratify the norms in respect of the subject advance authorization as under:-

  1. Import items from Sl. Nos. 1 to 3 & 7 to 9 may be allowed on net to net basis with accountability clause.
  2. Import items from Sl. Nos. 4 to 6 & 10 to 12 may be allowed as per policy for spares.

 

The Regional Authority may take necessary action accordingly.

 

80

Case No.:8/5/80-ALC2/2011

Party Name:BHARAT HEAVY ELECTRICALS LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00044/AM12/

RLA File :11/24/040/00071/AM11/

Lic.No/Date:1110024257
15.03.2011

Defer Date:12.07.2011

Decision : The Committee noted that the firm’s application has not been received by  DHI on 12.05.2011. The Committee therefore, decided to forward  the same  to DHI for examination and comments.  The case may be re-listed on 12.07.2011.

 

81

Case No.:14/5/80-ALC2/2011

Party Name:TRF LIMITED,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00050/AM12/

RLA File :02/24/040/00217/AM11/

Lic.No/Date:0210156165
15.03.2011

Defer Date:12.07.2011

Decision : The Committee noted that the firm’s application has been sent to DHI on 27.05.2011 and it is under their examination and comments.  The case may be re-listed on 12.07.2011.

 

82

Case No.:16/5/80-ALC2/2011

Party Name:TRF LIMITED,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00052/AM12/

RLA File :02/24/040/00224/AM11/

Lic.No/Date:0210156322
18.03.2011

Defer Date:12.07.2011

Decision : The Committee noted that the firm’s application has been sent to DHI on 27.05.2011 and it is under their examination and comments.  The case may be re-listed on 12.07.2011.

 

83

Case No.:17/5/80-ALC2/2011

Party Name:TRF LIMITED,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00053/AM12/

RLA File :02/24/040/00223/AM11/

Lic.No/Date:0210156321
18.03.2011

Defer Date:12.07.2011

Decision : The Committee noted that the firm’s application has been sent to DHI on 27.05.2011 and it is under their examination and comments.  The case may be re-listed on 12.07.2011.

 

84

Case No.:9/2/80-ALC2/2011

Party Name:THERMAX LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00930/AM11/

RLA File :31/24/040/00273/AM11/

Lic.No/Date:3110047467
21.03.2011

Defer Date:12.07.2011

Decision : The Committee noted that the firm’s application has already been sent to DHI on 29.04.2011 and it is under their examination and comments.  The case may be re-listed on 12.07.2011.

 

85

Case No.:12/2/80-ALC2/2011

Party Name:THE SARASWATI INDUSTRIAL SYNDICATE LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00933/AM11/

RLA File :05/24/040/00427/AM11/

Lic.No/Date:0510286528
21.03.2011

Defer Date:12.07.2011

Decision :The Committee noted that DL has been issued to the firm on 03.05.2011 for DIPP. The Committee therefore, decided to await the firm’s reply and to relist the case on 12.07.201.

 

86

Case No.:31/5/80-ALC2/2011

Party Name:BHARAT HEAVY ELECTRICALS LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00067/AM12/

RLA File :07/24/040/00516/AM11/

Lic.No/Date:0710078146
21.03.2011

Defer Date:12.07.2011

Decision : The Committee noted that firm’s application has been sent to DIT on 18.05.2011 and it is under their examination and comments.  The case may be re-listed on 12.07.2011.

 

87

Case No.:10/2/80-ALC2/2011

Party Name:BROSE INDIA AUTOMOTIVE SYSTEMS PVT LTD

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00931/AM11/

RLA File :31/24/040/00280/AM11/

Lic.No/Date:3110047494
22.03.2011

 

Decision : The Committee noted that the firm has informed vide their letter dated.09.05.2011 that they have applied for the subject advance authorization  for import of components on net to net basis. The Committee, after deliberating upon the case, decided to ratify the norms  the subject advance authorization as per General Note No.4 for Engineering Product.


The Regional Authority may take necessary action accordingly.

 

88

Case No.:13/2/80-ALC2/2011

Party Name:POLY MEDICURE LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00934/AM11/

RLA File :05/24/040/00428/AM11/

Lic.No/Date:0510286557
22.03.2011

Defer Date:12.07.2011

Decision : The Committee observed that the comments called for from C&PC are yet to be received.  The Committee, therefore, decided to remind them for expediting their comments. The case may be re-listed on 12.07.2011.

 

89

Case No.:11/2/80-ALC2/2011

Party Name:GL&V INDIA PRIVATE LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00932/AM11/

RLA File :31/24/040/00283/AM11/

Lic.No/Date:3110047508
23.03.2011

Defer Date:12.07.2011

Decision :The representative of the DHI informed the Committee that the case was under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

90

Case No.:14/2/80-ALC2/2011

Party Name:BOTIL OIL TOOLS INDIA PVT LTD(FORMERLY BAKER OIL

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00935/AM11/

RLA File :05/23/040/00367/AM11/

Lic.No/Date:0510286717
23.03.2011

Defer Date:12.07.2011

Decision : The representative of the DHI informed the Committee that the case was under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

91

Case No.:8/2/80-ALC2/2011

Party Name:MICROFINISH VALVES PRIVATE LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00929/AM11/

RLA File :07/24/040/00489/AM11/

Lic.No/Date:0710078298
24.03.2011

Defer Date:12.07.2011

Decision :The Committee noted that the Regional Authority neither forwarded the hardcopy of firm’s application nor reported the status of the case.  The Committee, therefore, decided to remind RA with a copy to firm to forward the firm’s application at the earliest and on receipt forward the same to technical authority for examination and submission of comments. The case may be relisted on 12.07.2011.

 

92

Case No.:15/2/80-ALC2/2011

Party Name:MVS ENGINEERING LTD

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00936/AM11/

RLA File :05/24/040/00412/AM11/

Lic.No/Date:0510286765
24.03.2011

Defer Date:12.07.2011

Decision : The Committee decided to forward the firm’s application to DIPP for examination and comments. The case is to be re-list on 12.07.2011.

 

93

Case No.:5/5/80-ALC2/2011

Party Name:ALSTOM PROJECTS INDIA LIMITED,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00041/AM12/

RLA File :03/94/040/01140/AM11/

Lic.No/Date:0310623219
24.03.2011

Defer Date:12.07.2011

Decision : The Committee noted that the firm’s application has been sent to DHI on 10.5.2011 and decided to await  the comments of DHI and to relist the case on 12.07.2011.

 

94

Case No.:7/5/80-ALC2/2011

Party Name:INJECTOPLAST PVT.LTD

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00043/AM12/

RLA File :06/24/040/00068/AM11/

Lic.No/Date:0610021372
24.03.2011

Defer Date:12.07.2011

Decision :The committee decided to forward the firm’s application to C&PC for examination and comments. The case is to be relist on 12.07.2011.

 

95

Case No.:6/2/80-ALC2/2011

Party Name:METSO POWER INDIA PRIVATE LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00927/AM11/

RLA File :04/24/040/00350/AM11/

Lic.No/Date:0410122852
25.03.2011

Defer Date:12.07.2011

Decision :The representative of the DHI informed the Committee that the case was under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

96

Case No.:18/2/80-ALC2/2011

Party Name:HTD HEAT TRACE(INDIA)PVT LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00939/AM11/

RLA File :09/24/040/00550/AM11/

Lic.No/Date:0910046072
25.03.2011

Defer Date:12.07.2011

Decision : The Committee noted that the firm has forwarded an application vide their letter dated 11.05.2011. But the application from R.A. is still awaited.  The Committee, therefore,  decided to forward a copy of firm’s application to technical authority for examination & comments and also remind RA to forward the firm’s application at the earliest. The case may be relisted on 12.07.2011.

 

97

Case No.:17/2/80-ALC2/2011

Party Name:AUTOMAT IRRIGATION PVT. LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00938/AM11/

RLA File :05/23/040/00363/AM11/

Lic.No/Date:0510286865
28.03.2011

Defer Date:12.07.2011

Decision : On the recommendation of the representative of DIPP present in the meeting, it was decided by the Committee to call for the following information/clarification from the firm and to re-list the case on  12.07.2011: -

 

  1. Information in respect of Sl.No.3, 4, 5 & 11 of the Standard Deficiency Format, export product wise.

 

98

Case No.:20/2/80-ALC2/2011

Party Name:HEXAGON METROLOGY INDIA PVT. LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00941/AM11/

RLA File :05/23/040/00266/AM11/

Lic.No/Date:0510287163
29.03.2011

Defer Date:12.07.2011

Decision :The Committee noted that the firm’s application has been sent to DHI on 29.04.2011 for examination. However, the Committee also decided to forward a copy of  firm’s application to DIPP for examination and comments.  The case may be re-listed on 12.07.2011.

 

99

 

 

Case No.:3/2/80-ALC2/2011

Party Name:AYAAPPA CNC PVT.LTD,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00003/AM12/

RLA File :07/24/040/00547/AM11/

Lic.No/Date:0710078428
29.03.2011

Defer Date:12.07.2011

Decision : On the recommendation of the representative of DC(MSME) present in the meeting, the Committee decided to call for the following information/clarification from the firm and to re-list the case on  12.07.2011: -

 

1.      Use & justification of identified inputs for manufacturing of export product    indicating criteria of its selection.

2.    Use of Scrap Generated and its recovery in terms of weight and value.

3. Wastage justification indicating stage wise wastage.

 

100

Case No.:4/2/80-ALC2/2011

Party Name:SARTORIUS STEDIM INDIA PVT. LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00004/AM12/

RLA File :07/24/040/00540/AM11/

Lic.No/Date:0710078432
29.03.2011

 

Decision : As per written comments of DIPP received vide their U.O. Note dated  31.05.2011,  the Committee decided to ratify the norms in respect of the subject advance authorization as under:-

 

  1. Import items from S.Nos. 1 to 97 may be allowed on net to net basis with accountability clause.

 

The Regional Authority may take necessary action accordingly.

 

101

Case No.:4/5/80-ALC2/2011

Party Name:INGERSOLL-RAND (INDIA) LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00040/AM12/

RLA File :03/94/040/01139/AM11/

Lic.No/Date:0310623959
29.03.2011

 

Decision : As per written comments of DIPP received vide their U.O. Note dated  31.05.2011,  the Committee decided to ratify the norms in respect of the subject advance authorization as under:-

 

1.            Description, quantity and net weight of export products may be specified as under:          

Sl. No.

Description

Quantity

( in Nos.)

Net export weight (MT)

 

1

Air Compressors

Model: 15T2

200

45.6

 

Model: 15T

90

21.6

 

Model:  231

30

1.59

 

Model: 2340

1300

63.7

 

Model: 2475

2600

169

 

Model: 2545

500

50

 

Model: 2545R

400

40.4

 

Model: 7100

300

52.5

 

Model: 3000

80

20.48

 

Model: 7T2

30

5.16

 

Model: 7T4

20

3.42

 

Model: SS3

2400

55.2

 

Model: SS5

700

30.8

 

Model: SS10

60

3.9

 

Model: TS5

2900

130.5

 

Total

11610

693.85

 

2

Vacuum Pumps

Model: V255

90

6.64

 

Model: V244

30

2.85

 

Total:

120

10.32

 

2.         Quantities of import items from Sl. No 1 to 22, 24 to 43, 47 to 56 & 58 to 63 may be allowed on net to net basis with accountability clause.

3.                  Quantities of Gasket material/ sheet at Sl No. 23, 45 & 46 of the list of import items may be allowed as 1.65 sq. mtrs/ sq mtrs content in the Export product.

4.      Quantities of Aluminum Ingot and Aluminium Alloy Ingot at import items Sl. No. 44 & 57  may be allowed as 1.06 Kgs./ Kg. content in the export product

 

The Regional Authority may take necessary action accordingly.

 

102

Case No.:19/2/80-ALC2/2011

Party Name:STARION INDIA P.LTD

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00940/AM11/

RLA File :31/24/040/00278/AM11/

Lic.No/Date:3110047653
31.03.2011

Defer Date:12.07.2011

Decision : The Committee observed that the comments called for from DIT are yet to be received.  The Committee, therefore, decided to remind them for expediting their comments. The case may be re-listed on 12.07.2011.

 

103

Case No.:13/5/80-ALC2/2011

Party Name:TDW INDIA LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00049/AM12/

RLA File :34/24/040/00338/AM11/

Lic.No/Date:3410029836
01.04.2011

Defer Date:12.07.2011

Decision : The Committee noted that the firm’s application has been sent to DHI on 27.05.2011 for examination. However, the Committee also decided to forward a copy of  firm’s application to DIPP for examination and comments.  The case may be re-listed on 12.07.2011. 

 

104

Case No.:1/2/80-ALC2/2011

Party Name:BANDO (INDIA) PVT. LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00001/AM12/

RLA File :05/23/040/00001/AM12/

Lic.No/Date:0510287392
04.04.2011

Defer Date:12.07.2011

Decision : The Committee observed that the comments called for from DHI are yet to be received.  The Committee, therefore, decided to remind them for expediting their comments. The case may be re-listed on 12.07.2011.

 

105

Case No.:21/5/80-ALC2/2011

Party Name:R.D.ENGINEERS (INDIA) PVT.LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00057/AM12/

RLA File :03/95/040/00004/AM12/

Lic.No/Date:0310625116
05.04.2011

Defer Date:12.07.2011

Decision : The committee decided to forward the firm’s application to DIPP for examination and comments. The case is to be relist on 12.07.2011.

 

106

Case No.:11/5/80-ALC2/2011

Party Name:BIO - TECH VISION CARE PVT.LTD

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00047/AM12/

RLA File :08/24/040/00362/AM11/

Lic.No/Date:0810098095
08.04.2011

Defer Date:12.07.2011

Decision : The Committee noted that the firm’s application has been forward to C& PC on 11.05.2011 for expediting their comments.   The Committee, therefore, decided to await the comments of  C&PC and to relist the case on 12.07.2011.

 

107

Case No.:19/5/80-ALC2/2011

Party Name:PERMANENT MAGNETS LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00055/AM12/

RLA File :03/95/040/01044/AM11/

Lic.No/Date:0310625974
11.04.2011

 

Decision : As per written comments of DIPP received vide their U.O. Note dated  31.05.2011,  the Committee decided to ratify the norms in respect of the subject advance authorization as under:-

 

Word “relevant” may be prefixed with the description of import item and its quantity may be allowed as applied for i.e. 4300  Kgs. inclusive of 7.5% wastage after 1/3rd recovery.

 

The Regional Authority may take necessary action accordingly.

 

 

 

108

Case No.:2/5/80-ALC2/2011

Party Name:JOHNSON MATTHEY INDIA PVT. LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00038/AM12/

RLA File :05/23/040/00020/AM12/

Lic.No/Date:0510288066
13.04.2011

Defer Date:12.07.2011

Decision :The representative of the DHI informed the Committee that the case was under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

 

109

Case No.:7/3/80-ALC2/2011

Party Name:CHEMICO SYNTHETICS LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00012/AM12/

RLA File :05/23/040/00014/AM12/

Lic.No/Date:0510288346
20.04.2011

 

Decision : Based on earlier written comments of DC(MSME) received vide their U.O. Note No.30(209)/2010-ME dated 25.04.2011, the Committee decided to ratify the norms in respect of  the subject advance authorization on repeat basis as per firm Advance Authorization No.  0510261727 dt.05.04.2010 ratified in Norms Committee Meeting No. 4/12 held on 17.05.2011.

 

The Regional Authority may take necessary action accordingly

 

 

 

110

Case No.:12/3/80-ALC2/2011

Party Name:CHANG YUN INDIA LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00017/AM12/

RLA File :05/23/040/00022/AM12/

Lic.No/Date:0510288459
20.04.2011

Defer Date:12.07.2011

Decision :The representative of the DHI informed the Committee that the case was under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

111

Case No.:25/3/80-ALC2/2011

Party Name:JAY NIKKI INDUSTRIES LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00030/AM12/

RLA File :05/23/040/00028/AM12/

Lic.No/Date:0510288560
21.04.2011

 

Decision : As per written comments of DIPP received vide their U.O. Note dated  31.05.2011,  the Committee decided to ratify the norms in respect of the subject advance authorization as under:-

 

Advance Authorisation may be ratified as per GN-4 for Engineering Products. Accordingly quantities of import items from Sl. No. 1 to 15 may be reduced to 2380 Nos. each.

 

The Regional Authority may take necessary action accordingly.

 

112

Case No.:12/5/80-ALC2/2011

Party Name:LARSEN & TOUBRO LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00048/AM12/

RLA File :03/95/040/00021/AM12/

Lic.No/Date:0310627869
25.04.2011

Defer Date:12.07.2011

Decision : The committee decided to forward the firm’s application to DIPP for examination and comments. The case is to be relist on 12.07.2011.

 

 

113

Case No.:27/3/80-ALC2/2011

Party Name:INGERSOLL-RAND (INDIA) LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00032/AM12/

RLA File :03/94/040/00069/AM12/

Lic.No/Date:0310628100
26.04.2011

 

Decision : As per written comments of DIPP received vide their U.O. Note dated  31.05.2011,  the Committee decided to ratify the norms in respect of the subject advance authorization as under:-

 

  1. Total net weight of export products may be specified as 135.4 MT.
  2. Import items from Sl. Nos. 1 to 112  may be allowed as per GN-4 of Engineering products.

 

The Regional Authority may take necessary action accordingly.

 

114

Case No.:34/5/80-ALC2/2011

Party Name:MOTHERSON SUMI SYSTEMS LTD

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00070/AM12/

RLA File :05/24/040/00019/AM12/

Lic.No/Date:0510288670
26.04.2011

Defer Date:12.07.2011

Decision : The Committee noted that the firm’s application has been sent to DHI on 27.05.2011 for examination and comments. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

 

115

Case No.:30/3/80-ALC2/2011

Party Name:BOYSEN INDIA LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00035/AM12/

RLA File :05/23/040/00037/AM12/

Lic.No/Date:0510288928
27.04.2011

Defer Date:12.07.2011

Decision :The representative of the DHI informed the Committee that the case was under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

116

Case No.:32/5/80-ALC2/2011

Party Name:AUTO TECH INDUSTRIES (INDIA) PVT. LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00068/AM12/

RLA File :04/24/040/00001/AM12/

Lic.No/Date:0410123667
29.04.2011

Defer Date:12.07.2011

Decision :The representative of the DC(MSME) informed the Committee that the case was under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

117

Case No.:33/5/80-ALC2/2011

Party Name:AUTO TECH INDUSTRIES (INDIA) PVT. LTD.,

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00069/AM12/

RLA File :04/24/040/00014/AM12/

Lic.No/Date:0410123666
29.04.2011

Defer Date:12.07.2011

Decision : The representative of the DC(MSME) informed the Committee that the case was under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

118

Case No.:1/5/80-ALC2/2011

Party Name:SDL AUTO P.LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00037/AM12/

RLA File :05/24/040/00451/AM11/

Lic.No/Date:0510290096
06.05.2011

Defer Date:12.07.2011

Decision : The committee decided to forward the firm’s application to DC(MSME) for examination and comments. The case is to be relist on 12.07.2011.

 

119

Case No.:22/5/80-ALC2/2011

Party Name:LARSEN & TOUBRO LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00058/AM12/

RLA File :03/95/040/00022/AM12/

Lic.No/Date:0310630348
10.05.2011

Defer Date:12.07.2011

Decision : On the recommendation of the representative of DIPP present in the meeting, it was decided by the Committee to call for the following information/clarification from the firm and to re-list the case on  12.07.2011: -

 

  1. Information in respect of Sl.No. 4, 5,11  & 13 of the Standard Deficiency Format Sec wise

 

120

Case No.:23/5/80-ALC2/2011

Party Name:L&T-MHI BOILERS PVT. LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00059/AM12/

RLA File :03/95/040/00090/AM12/

Lic.No/Date:0310630441
10.05.2011

Defer Date:12.07.2011

Decision : The Committee noted that the firm’s application has been sent to DHI on 24.05.2011 for examination and comments. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

121

Case No.:24/5/80-ALC2/2011

Party Name:LARSEN & TOUBRO LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00060/AM12/

RLA File :03/95/040/00081/AM12/

Lic.No/Date:0310630451
10.05.2011

Defer Date:12.07.2011

Decision : The Committee noted that the firm’s application has been sent to DHI on 27.05.2011 for examination and comments. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

122

Case No.:25/5/80-ALC2/2011

Party Name:METSO PAPER INDIA PVT.LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00061/AM12/

RLA File :05/24/040/00043/AM12/

Lic.No/Date:0510290251
10.05.2011

 

Decision : Based on the recommendation of the representative of  the DHI present in the meeting, the Committee decided to ratify the norms in respect of the subject advance authorization as per GN-4, net-to-net basis with accountability clause.  Details of sets may be obtained by RA from the firm  & incorporated in the license.

 

Regional Authority may take necessary action accordingly.

 

123

Case No.:26/5/80-ALC2/2011

Party Name:MICRON INSTRUMENTS PVT LTD

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00062/AM12/

RLA File :05/24/040/00039/AM12/

Lic.No/Date:0510290136
10.05.2011

Defer Date:12.07.2011

Decision :The Committee noted that the Regional Authority neither forwarded the hardcopy of firm’s application nor reported the status of the case.  The Committee, therefore, decided to remind RA with a copy to firm to forward the firm’s application at the earliest and on receipt forward the same to technical authority for examination and submission of comments. The case may be relisted on 12.07.2011.

 

124

Case No.:27/5/80-ALC2/2011

Party Name:MICRON INSTRUMENTS PVT LTD

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00063/AM12/

RLA File :05/24/040/00040/AM12/

Lic.No/Date:0510290137
10.05.2011

 

Decision : As per written comments of DIPP received vide their U.O. Note dated  31.05.2011, Advance Authorization is ratified on repeat basis as per Advance Authorization No. 0510265105 dated 01.06.2010 ratified in Norms Committee Meeting No. 37/11 dated 08.02.2011.  The ratified norms in respect of the subject advance authorization are as under:-

 

1.      Net weight of export product may be specified as 1024.1 Kgs.

2.      Quantity of import item may be allowed as 4485.6 Kgs. inclusive of 338% wastage after taking 6% recovery from scrap.

 

The Regional Authority may take necessary action accordingly.

 

125

Case No.:28/5/80-ALC2/2011

Party Name:DELPHI AUTOMOTIVE SYSTEMS PVT. LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00064/AM12/

RLA File :05/23/040/00043/AM12/

Lic.No/Date:0510290272
10.05.2011

Defer Date:12.07.2011

Decision : The Committee noted that the Regional Authority neither forwarded the hardcopy of firm’s application nor reported the status of the case.  The Committee, therefore, decided to remind RA with a copy to firm to forward the firm’s application at the earliest and on receipt forward the same to technical authority for examination and submission of comments. The case may be relisted on 12.07.2011.

 

126

Case No.:29/5/80-ALC2/2011

Party Name:METSO PAPER INDIA PVT.LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00065/AM12/

RLA File :05/24/040/00044/AM12/

Lic.No/Date:0510290388
11.05.2011

 

Decision : Based on the recommendation of the representative of  the DHI present in the meeting, the Committee decided to ratify the norms in respect of the subject advance authorization as per GN-4, net-to-net basis with accountability clause. Details of sets may be obtained by RA from the firm  &  incorporated in the license.

 

Regional Authority may take necessary action accordingly.

 

127

Case No.:35/5/80-ALC2/2011

Party Name:THE SARASWATI INDUSTRIAL SYNDICATE LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00071/AM12/

RLA File :05/24/040/00037/AM12/

Lic.No/Date:0510290851
16.05.2011

Defer Date:12.07.2011

Decision : The Committee noted that the Regional Authority neither forwarded the hardcopy of firm’s application nor reported the status of the case.  The Committee, therefore, decided to remind RA with a copy to firm to forward the firm’s application at the earliest and on receipt forward the same to technical authority for examination and submission of comments. The case may be relisted on 12.07.2011.

 

128

Case No.:36/5/80-ALC2/2011

Party Name:THE SARASWATI INDUSTRIAL SYNDICATE LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00072/AM12/

RLA File :05/24/040/00045/AM12/

Lic.No/Date:0510290852
16.05.2011

Defer Date:12.07.2011

Decision : The Committee noted that the Regional Authority neither forwarded the hardcopy of firm’s application nor reported the status of the case.  The Committee, therefore, decided to remind RA with a copy to firm to forward the firm’s application at the earliest and on receipt forward the same to technical authority for examination and submission of comments. The case may be relisted on 12.07.2011.

 

129

Case No.:37/5/80-ALC2/2011

Party Name:SMC PNEUMATICS (INDIA) PRIVATE LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00073/AM12/

RLA File :05/24/040/00049/AM12/

Lic.No/Date:0510290853
16.05.2011

Defer Date:12.07.2011

Decision : The Committee noted that the Regional Authority neither forwarded the hardcopy of firm’s application nor reported the status of the case.  The Committee, therefore, decided to remind RA with a copy to firm to forward the firm’s application at the earliest and on receipt forward the same to technical authority for examination and submission of comments. The case may be relisted on 12.07.2011.

 

130

Case No.:38/5/80-ALC2/2011

Party Name:PERMANENT MAGNETS LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Approved

HQ File :01/80/050/00074/AM12/

RLA File :03/95/040/00080/AM12/

Lic.No/Date:0310631556
18.05.2011

 

Decision : As per written comments of DIPP received vide their U.O. Note dated  31.05.2011,  the Committee decided to ratify the norms in respect of the subject advance authorization as under:-

 

Word “relevant” may be prefixed with the description of import item and its quantity may be allowed as applied for i.e. 3079.875 Kgs. inclusive of 7.5% wastage after 1/3rd recovery.

 

The Regional Authority may take necessary action accordingly.

 

131

Case No.:39/5/80-ALC2/2011

Party Name:BHARAT HEAVY ELECTRICALS LIMITED

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00075/AM12/

RLA File :04/24/040/00040/AM12/

Lic.No/Date:0410124178
19.05.2011

Defer Date:12.07.2011

Decision : The Committee noted that the Regional Authority neither forwarded the hardcopy of firm’s application nor reported the status of the case.  The Committee, therefore, decided to remind RA with a copy to firm to forward the firm’s application at the earliest and on receipt forward the same to technical authority for examination and submission of comments. The case may be relisted on 12.07.2011.

 

132

Case No.:40/5/80-ALC2/2011

Party Name:GEA ECOFLEX INDIA PVT.LTD.

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00076/AM12/

RLA File :03/94/040/00149/AM12/

Lic.No/Date:0310631818
19.05.2011

Defer Date:12.07.2011

Decision : The Committee noted that the Regional Authority neither forwarded the hardcopy of firm’s application nor reported the status of the case.  The Committee, therefore, decided to remind RA with a copy to firm to forward the firm’s application at the earliest and on receipt forward the same to technical authority for examination and submission of comments. The case may be relisted on 12.07.2011.

 

133

Case No.:41/5/80-ALC2/2011

Party Name:MOTHERSON SUMI SYSTEMS LTD

Meet No/Date:5/80-ALC2/2011
31.05.2011

Status:

Deferred

HQ File :01/80/050/00077/AM12/

RLA File :05/24/040/00050/AM12/

Lic.No/Date:0510291068
19.05.2011

Defer Date:12.07.2011

Decision : The Committee noted that the Regional Authority neither forwarded the hardcopy of firm’s application nor reported the status of the case.  The Committee, therefore, decided to remind RA with a copy to firm to forward the firm’s application at the earliest and on receipt forward the same to technical authority for examination and submission of comments. The case may be relisted on 12.07.2011.


S.No.07

Case No. A - 15

M/s. Delphi Automotive Systems Pvt. Ltd., Noida

 F.No. 01/80/50/ 00495/AM11/DES.I

Lic.No. & Date

Meeting No.05/12

RA F.No.05/88/040/00721/AM03

0510081234 dt.21.02.2003

Date: 31.05.2011

Ratification of norms

 

The Committee noted that the RA New Delhi has sent the complete application of the firm along with import and export data. The Committee, therefore, decided to forward the firm’s application to DHI for examination and comments. The case is to be re-listed on 12.07.2011.

 

 

S.No.95

Case No. A/R-63

M/s. Godrej & Boyce Mfg. Co. Ltd., Mumbai

 F.No. 01/80/162/ 00961/AM08/DES.I

Lic.No. & Date

Meeting No.05/12

RA F.No.03/94/040/00587/AM08

0310442080 dt.06.09.2007

Date: 31.05.2011

Ratification of norms

 

The committee decided to forward a copy of the firm’s reply to DIPP for examination and comments and case is to be re-listed on 12.07.2011.

 

S.No.96

Case No. A/R- 102

M/s.  Bharat Heavy Electricals Ltd., Haridwar

HQ F.No.01/80/050/01790/AM09/DES-I

Lic. No. & Date

Meeting No.05/12

RLA No.61/24/040/00069/AM09

6110000286 dt.06.02.2009

Date: 31.05.2011

Ratification of Norms

 

The representative of the DHI informed the Committee that the case is under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

S.No.97

Case No. A/R- 103

M/s.  Bharat Heavy Electricals Ltd., Haridwar

HQ F.No.01/80/050/00120/AM10/DES-I

Lic. No. & Date

Meeting No.05/12

RLA No.61/24/040/00007/AM10

6110000313 dt.29.05.2009

Date: 31.05.2011

Ratification of Norms

 

The representative of the DHI informed the Committee that the case is under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

S.No.98

Case No. A/R- 99

M/s.  United Drilling Tools Pvt. LTd., Delhi

HQ F.No.01/80/50/00815/AM09/DES-I

Lic. No. & Date

Meeting No.05/12

RLA No.05/24/040/00305/AM09

0510225008 dt.05.08.2008

Date: 31.05.2011

Revision of norms

 

The Committee noted that the firm has requested vide their letter dated 31.05.2011 to postpone the personal hearing.  The Committee decided to postpone the personal hearing to 12.07.2011 and to re-list the case on 12.07.2011.

 

S.No.99

Case No. A/R- 167

M/s. Bharat Heavy Electricals Ltd., Haridwar

 F.No. 01/80/50/ 00449/AM10/DES.I

Lic.No. & Date

Meeting No.05/12

RA F.No.61/24/040/00036/AM10

6110000362 dt.13.10.2009

Date: 31.05.2011

Ratification of norms

 

The representative of the DHI informed the Committee that the case is under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

S.No.100

Case No. A/R- 168

M/s. Godrej & Boyce Mfg. Co. LTd., Mumbai

 F.No. 01/80/50/ 01741/AM09/DES.I

Lic.No. & Date

Meeting No.05/12

RA F.No.03/94/040/00798/AM09

0310497146 dt.10.12.2008

Date: 31.05.2011

Ratification of norms

 

The representative of the DHI informed the Committee that the case is under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

S.No.101

Case No. A/R- 174

M/s. Boving Fouress Pvt. Ltd.,

 F.No. 01/80/50/ 00218/AM09/DES.I

Lic.No. & Date

Meeting No.05/12

RA F.No.07/24/040/00524/AM09

0710061697 dt.15.12.2008

Date: 31.05.2011

Ratification of norms

 

The representative of the DHI informed the Committee that the case was under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

S.No.102

Case No. A/R- 175

M/s. Precihole Machine Pvt. Ltd.,

 F.No. 01/80/50/ 00942/AM08/DES.I

Lic.No. & Date

Meeting No.05/12

RA F.No.03/95/040/00586/AM08

0310443655 dt.19.09.2010

Date: 31.05.2011

Ratification of norms

 

The Committee noted that the reminder issued to the firm on 23.05.2011 to furnish certain details.   The Committee, therefore, decided to await the firm’s reply and to relist the case on 12.07.2011.

 

S.No.103

Case No. A/R- 190

M/s. Blue Star Ltd., Mumbai

 F.No. 01/80/50/01756/AM09/DES.I

Lic.No. & Date

Meeting No.05/12

RA F.No.03/94/040/00766/AM09

0310494391 dt.17.11.2008

Date: 31.05.2011

Amendment /correction of norms

 

As per written comments of DIPP received vide their U.O. Note dated  31.05.2011,  the Committee decided to ratify the norms in respect of the subject advance authorization as under:-

Net weight of export products  ratified earlier also included weight of packing material and , therefore, net export weights may be modified as under:

 

Export Product Sl. No.

Net Export Wt.(MT)

Export Product Sl. No.

Net Export Wt.(MT)

Export Product Sl. No.

Net Export Wt.(MT)

1

101.7

30

1.98

59

29.95

2

293.7

31

1.35

60

6.42

3

258.3

32

1.07

61

0.62

4

356.5

33

5.77

62

14.4

5

271.2

34

1.24

63

2.16

6

574.3

35

4.02

64

1.66

7

222.4

36

24.3

65

0.39

8

131.2

37

4.58

66

0.39

9

3.05

38

8.16

67

1.77

10

49.9

39

2.93

68

7.12

11

17.4

40

1.58

69

15.2

12

111.5

41

0.58

70

8.39

13

52.7

42

0.64

71

3.97

14

71.1

43

2.88

72

3.97

15

94

44

0.90

73

4.58

16

77

45

1.01

74

5.67

17

6.69

46

1.25

75

6.34

18

15.7

47

0.58

76

6.7

19

1.24

48

8.04

77

2.28

20

1.31

49

13.01

78

12.59

21

1.37

50

4.51

79

15.2

22

1.64

51

2.52

80

10.8

23

1.75

52

2.50

81

2.99

24

1.79

53

6.86

82

0.63

25

1.42

54

13.72

83

1.43

26

1.68

55

21.6

84

1.67

27

1.85

56

11.57

85

2.2

28

1.97

57

0.75

 

 

29

0.98

58

3.97

 

 

 

 

The Regional Authority may take necessary action accordingly.

S.No.104

Case No. A/R- 192

M/s. Andritz Hydro Pvt. Ltd.,

 F.No. 01/80/50/01612/AM09/DES.I

Lic.No. & Date

Meeting No.05/12

RA F.No.05/24/040/00631/AM09

0510233247 dt.23.12.2008

Date: 31.05.2011

Ratification of norms

 

The representative of the firm Shri Abhinav Kaul, Adviser Exim appeared before the Committee for personal hearing and explained the requirement of Dome for manufacture of power project.  He has also informed that the firm has submitted the further information to DHI.  The Committee deliberated the details and noted the written comments of DHI received vide their U.O. Note No.3(83)/09-TSW(B)/191  dated 31.03.2011 & 3(83)/09-TSW(B)/282 dated 03.06.2011. The Committee, therefore, decided to ratify the norms in respect of the subject advance authorization as under:-

 

  1. Export – Distributor with inlet Flange:-

 

A)    Steel Plates (Import item 1 to 4) – There is no new information in the justification given by the firm for increase in the quantity of steel plates. Hence the Norms Committee has not agreed to the firm’s request.

B)    Dome – This is a testing facility.  The item is allowed subject to accountability in export product.

 

  1. Export Item no 4 (Flow measurement system)- The firm has now given details of items proposed for import item No. 89 for export of flow measurement system. Therefore, import of  the following items may be allowed at one number each under GN-4 as under:-

 

(a) RISONIC modular ultrasonic flow measurement system  (RIMOSOR1E4PA2) consisting of :

 

       -1 RISONIC Modular Controller.

       - RISONIC Modular ULTRASONIC Transit Time Modules

       - Pairs RISONIC Ultrasonic Transducers Type MFATA24

 

(b)        Coaxial signal cable – MFATZKK (for connection between transducers and RISONIC modular ultrasonic transit time module)(48 pieces of 25 meter each)

(c)         Over – Voltage surge protector – PT1X2 – 24DC

(d)        Over – Voltage surge protector – PT2 – PES- 24AC

(e)         Enclosure Panel (rimofgeh11.001), small, with dimensions 400(H) x 400W)x200(D) for mounting of RISONIC modular components.

(f)    User manual

 

Import

 

    1. Item No.86 – Ratified subject to accountability in export product.
    2. Import Item No.88 – Allowed under GN-4 as these are components.
    3. Import Item No. 90 to 102 – Allowed as per spare policy  for above export item.
    4. Main inlet valve – Ratified subject to accountability in export product.

 

The Regional Authority may take necessary action accordingly.

 

S.No.105

Case No. A/R- 195

M/s. Bharat Heavy Electricals Ltd., Ranipet

 F.No. 01/80/50/00758/AM10/DES.I

Lic.No. & Date

Meeting No.05/12

RA F.No.04/24/040/00249/AM10

0410110777 dt.12.01.2010

Date: 31.05.2011

Ratification of norms

 

The Committee noted that the reminder issued to the firm on 02.05.2011 to furnish certain details.   The Committee, therefore, decided to await the firm’s reply and to relist the case on 12.07.2011.

 

 

 

 

S.No.106

Case No. A/R- 196

M/s. Bharat Heavy Electricals Ltd., Ranipet

 F.No. 01/80/50/00819/AM10/DES.I

Lic.No. & Date

Meeting No.05/12

RA F.No.04/24/040/00290/AM10

0410112044 dt.02.03.2010

Date: 31.05.2011

Ratification of norms

 

The Committee noted that the reminder issued to the firm on 02.05.2011 to furnish certain details.   The Committee, therefore, decided to await the firm’s reply and to relist the case on 12.07.2011.

 

S.No.107

Case No.  A/R-03

M/s. GEA BGR Energy System India LTd., Chennai

HQF.No.01/80/050/01101/AM08/DES.I

Lic. No. & date

Meeting No.05/12

RA.F.No.04/24/040/00349/AM08

0410093469 dt.25.01.2008

Date: 31.05.2011

Ratification of norms

 

The representative of the firm Shri B.V. Naresh, D.G.M. - Projects;  appeared before the Committee for personal hearing and explained their case. The Committee deliberated the  written comments of DHI received vide their U.O. Note No.3(74)/10-TSW(B)/209  dated 09.05.2011 and decided to ratify the norms in respect of the subject advance authorization as under:-

 

“The firm request was earlier agreed except that the item no 11 (7900 kg of SS Plates) was deleted as the firm has not given calculations. The total export weight of 38 MT was also recommended to be incorporated in the licence. The firm has now given calculation. Allowed import of 7900 kg with 5% wastage. The “pipes/fittings” may be deleted from description of import.”

 

The Regional Authority may take necessary action accordingly.

 

S.No.108

Case No.  A/R-04

M/s. GEA BGR Energy System India Ltd., Chennai

HQF.No.01/80/050/01098/AM08/DES.I

Lic. No. & date

Meeting No.05/12

RA.F.No.04/24/040/00324/AM08

0410092979 dt.02.01.2008

Date: 31.05.2011

Ratification of norms

 

The representative of the firm Shri B.V. Naresh, D.G.M. - Projects;  appeared before the Committee for personal hearing and explained their case. The Committee deliberated the  written comments of DHI received vide their U.O. Note No.3(74)/10-TSW(B)/154  dated 11.03.2011 and decided to ratify the norms in respect of the subject advance authorization as under:-

 

“The firm proposes to manufacture a number of small components out of raw material. Against import item of 12, import of  2310 kg with 5% wastage  is allowed as applied for.  The export weight of 32.9 MT  may also be incorporated in the licence.”

 

The Regional Authority may take necessary action accordingly.

 

 

 

S.No.109

Case No.  A/R-05

M/s. Bharat Heavy Electricals LTd., Ranipet

HQF.No.01/80/050/00253/AM10/DES.I

Lic. No. & date

Meeting No.05/12

RA.F.No.04/24/040/00034/AM10

0410106305 dt.21.07.2009

Date: 31.05.2011

Ratification of norms

 

The representative of the DHI informed the Committee that the case is under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

S.No.110

Case No.  A/R-06

M/s. Bharat Heavy Electricals LTd., Ranipet

HQF.No.01/80/050/00333/AM09/DES.I

Lic. No. & date

Meeting No.05/12

RA.F.No.04/24/040/00383/AM08

0410094754 dt.25.03.2008

Date: 31.05.2011

Ratification of norms

 

The representative of the DHI informed the Committee that the case is under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

S.No.111

Case No.  A/R-07

M/s. Kamal Rubber Plast Industries P. LTd.,

HQF.No.01/80/050/00496/AM10/DES.I

Lic. No. & date

Meeting No.05/12

RA.F.No.05/23/040/00063/AM10

0510251132 dt.20.10.2009

Date: 31.05.2011

Ratification of norms

 

As per written comments of DIPP received vide their U.O. Note dated  31.05.2011,  the Committee decided to ratify the norms in respect of the subject advance authorization as under:-

 

There were typographical mistakes in the description and quantities of export products at Sl No. 2 & 5 as ratified in the NC meeting dated 16.11.2010  and the same may be corrected as under: 

 

Export item Sl. No.

Description

Quantity

2

Seal Ring part no.2306331271    ( made with Fluroelastomer)

40,000 Nos. (360 Kgs.)

5

ORing part no.2327932111

 ( made with Fluroelastomer)

2,000 Nos. (73.6 Kgs.)

 

 

The Regional Authority may take necessary action accordingly.

 

S.No.112

Case No.  A/R-08

M/s. Johnson Matthey India Pvt. LTd., Gurgaon

HQF.No.01/80/050/00501/AM10/DES.I

Lic. No. & date

Meeting No.05/12

RA.F.No.05/24/039/00001/AM10

0510240582 dt.29.04.2009

Date: 31.05.2011

Ratification of norms

 

The representative of the DHI informed the Committee that the case is under examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

S.No.113

Case No. A/R- 117

M/s. Thermax Ltd.,

 F.No. 01/80/50/01034/AM09/DES.I

Lic.No. & Date

Meeting No.05/12

RA F.No.31/21/040/00296/AM09

3110036393 dt.11.12.2008

Date: 31.05.2011

Ratification of norms

 

The Committee decided to forward a copy of the firm’s reply to DHI for examination and comments.  The case may be re-listed on 12.07.2011.

 

S.No.114

Case No. A/R- 173

M/s. Thermax Ltd.,

 F.No. 01/80/50/01550/AM09/DES.I

Lic.No. & Date

Meeting No.05/12

RA F.No.31/24/040/00143/AM09

3110035317 dt.09.09.2008

Date: 31.05.2011

Ratification of norms

 

The Committee decided to forward a copy of the firm’s reply to DHI for examination and comments.  The case may  be re-listed on 12.07.2011.

 

Case No.  A/R-27

M/s. The Saraswati Industrial Syndicate Ltd.,

HQF.No.01/80/050/01187/AM08/DES.I

Lic. No. & date

Meeting No. 05/12

RA.F.No.05/24/040/00760/AM08

0510214345 dt.03.01.2008

Date: 31.05.2011

Ratification of norms

 

1. The representative of the firm Shri J.C. Monia,  Asstt. General Manager (Import & Export)  appeared before the Committee for personal hearing and explained the details of their request and requested the following:-  

 

(a)                Import Item No. 5,6 & 7 - NC may allow 4% of wastage instead of 2% allowed. on tubes

(b)               Import Item No. 8,9 & 10 – On Forgings – 20% recovery is not feasible because after machining, the scrap produced is in chip form and its selling value is neglible.

 

2. The Committee noted the abovedetails and observed that import item No.8,9 & 10 are high value raw material.  Since the firm informed that value of scrap is less than 5 % of the imports, the Committee decided therefore,  the recovery may not be appropriate in the case. However, the Committee decided to request DIPP to examine the details and furnish comments.  The case may be re-listed on  12.07.2011.

 

 

Case No.  A/R-28

M/s. Brakes India Limited, Chennai

HQF.No.01/80/050/01124/AM08/DES.I

Lic. No. & date

Meeting No. 05/12

RA.F.No.04/24/040/00263/AM08

0410093871 dt.15.02.2008

Date: 31.05.2011

Revision of norms

 

The Committee noted that the firm requested vide their letter dated 12.8.209; .21.12.2009 & 06.03.2010 to re-consider  the decision. The representative of  DHI sought the following details/information:-

 

(i)                 The firm has stated that they procured item no 24 to 27 from indigenous source as they could not import it. But the consumption data gives the consumption from any source, indigenous or imported.  The firm is to clarify the same.

(ii)               Regarding item no 28, the firm may furnish the net weight of the component made out of the raw material along with Sl. No. 11 of SDL to examine their request.

 

The Committee, therefore decided to defer the case and relist on 12.07.2011.

 

 

Case No.  A/R-29

M/s. The Saraswati Industrial Syndicate Ltd.,

HQF.No.01/80/050/00001/AM11/DES.I

Lic. No. & date

Meeting No. 05/12

RA.F.No.05/24/040/00532/AM10

0510261713 dt.05.04.2010

Date: 31.05.2011

Revision of norms

 

The representative of the DIPP informed the Committee that the case is under their examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

 

 

Case No.  A/R-30

M/s. The Saraswati Industrial Syndicate Ltd.,

HQF.No.01/80/050/00011/AM11/DES.I

Lic. No. & date

Meeting No. 05/12

RA.F.No.05/24/040/00545/AM10

0510262027 dt.07.04.2010

Date: 31.05.2011

Revision of norms

 

The Committee observed that complete details of decision taken earlier were not communicated to the firm.  The Committee, therefore, decided to send a copy of complete NC decision of the case to the firm.

 

The Regional Authority may take necessary action accordingly.

 

Case No.  A/R-31

M/s. Kern-Liebers Springs & Stampings Pvt. Ltd., Karnataka

HQF.No.01/80/050/01630/AM09/DES.I

Lic. No. & date

Meeting No. 05/12

RA.F.No.07/24/040/00531/AM09

0710062052 dt.26.12.2008

Date: 31.05.2011

Revision of norms

 

The Committee desired  that the case may be examined on the file and  place it for consideration in the next meeting.  The case may be re-listed on 12.07.2011.

 

S.No.17

Case No.C-35

 M/s. Panch Ratna Fastners (P). Ltd;

HQ F.No.01/80/162/1316/AM09/DES.I

Meeting No.05/12

Date: 31.05.2011

Alleged swindling of several crores of Govt. revenue –DEPB.

 

The Committee noted that the case is under examination. The Committee, therefore, decided to defer the consideration and to relist the case on 12.07.2011.

Sl.No.18

Case No. C - 16

M/s.  Birla Precision Technologies Ltd., Aurangabad

HQ F.No.01/80/162/00608/AM11/ DES-I

Meeting No.05/12

Fixation of input output norms for the export product “Tool Holder” in respect of  100% EOU

Date: 31.05.2011

 

The Committee decided to forward a copy of firm’s reply to DHI for examination and comments. The case may be re-listed on 12.07.2011.

 

Sl.No.19

Case No.C-01

 M/s. Snecma Hal Aerospace LTd.,

HQ F.No.01/80/162/00681/AM11/DES.I

Meeting No.05/12

Date: 31.05.2011

Fixation of SION for Export Product “(Fluid System) – Air Crafts Part.

 

The Committee noted  that DGCA has past given “No objection” for export of item but the request case pertains to wastage of norms of EOUs.  Therefore, it has been decided to examine the case on file and defer the case.  The case may be re-listed on 12.07.2011.

Sl.No.20

Case No.C-02

 M/s. Kumar Exports, Ludhiana

HQ F.No.01/80/162/00057/AM12/DES.I

Meeting No.05/12

Date: 31.05.2011

Denial of DEPB benefits by the ICD Ludhiana Customs against the export product under Sl. No.51/426 of DEPB rate Schedule.


The Committee decided to forward a copy of firm’s reply to DIPP for examination and comments. The case may be re-listed on 12.07.2011.

 

*****