RATIFIED

 

Minutes of Meeting No.09/11due for 01.06.2010 was actually held on 07/06/2010 of Norms Committee (NC-I)

(DES.I Section)

 

The meeting No. 09/11 of the Norms Committee (NC-I) for the licensing year 2010-2011 scheduled to be held on 01.06.2010 was actually convened on 07.06.2010 under the Chairmanship of Shri V.K. Srivastava, Addl. Director General of Foreign Trade to consider the applications under Duty Exemption / Remission Schemes (Chapter-4) of Foreign Trade Policy 2004–2009 / Handbook of Procedure Volume-I.  The following Members of the DIPP were present in the meeting: -

 

Sl.No

Name of the representatives & their Designation

Room No.

Telephone No.

Deptt.

1.

Sh B. C. Nayak. D.O.

429A

23063321 Extn.3318

DHI, U.B.

2.

Sh  S.K. Jain,  D.O.

429A

23063321 Extn.3318

DIPP, U.B.

3.

Sh. B.D. Ghosh, Jt. IA

399

23063355

M/o Steel, U.B.

4.

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

736A

 

DC(MSME),N.B.

5.

Sh. A.K. Mishra, Asstt. IA

 

 

M/o Steel, U.B.

6.

Sh. Rajinder Pal Singh, DDG & Convener NC-I

486

23061562 Ext.345

DGFT, U.B.

7.

Sh. Ramavatar Meena, FTDO

404

23061562 Ext.265

DGFT, U.B.

 

The Committee considered the individual cases of the agenda of this meeting generated through the online system of NIC and some manual cases and the decision taken thereon were as under: - 

 

1

Case No.:29/9/80-ALC2/2010

Party Name:PRECISION AUTOMATION AND ROBOTICS INDIA LTD.

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00142/AM11/

RLA File :31/21/040/00290/AM10/

Lic.No/Date:3110041389
07.01.2010

Defer Date: 6.7.2010

Decision : The Committee considered the case as per agenda and observed that the matter is under consideration of DHI.  It was decided to defer the case for relisting on 6.7.2010.

 

 

 

 

 

 

 

 

 

2

Case No.:1/9/80-ALC2/2010

Party Name:GEA ECOFLEX INDIA PVT.LTD.

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00114/AM11/

RLA File :03/94/040/00971/AM10/

Lic.No/Date:0310558549
04.02.2010

Defer Date: 6.7.2010

Decision : Committee considered the case as per agenda and observed that the RA has not forwarded a copy of application pertaining to the subject Advance Authorisation. It was decided to call for a copy of complete application from RA as well as the firm and relist the case on 6.7.2010.

 

 

3

Case No.:21/9/80-ALC2/2010

Party Name:ALSTOM PROJECTS INDIA LIMITED,

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00134/AM11/

RLA File :03/94/040/01139/AM10/

Lic.No/Date:0310567657
31.03.2010

DeferDate:

6.7.2010

Decision : Committee considered the case as per agenda and observed that the matter is under consideration of DHI. It was decided to defer the case for relisting on 6.7.2010.

 

4

Case No.:22/9/80-ALC2/2010

Party Name:ATLAS COPCO (INDIA) LIMITED

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00135/AM11/

RLA File :03/94/040/00850/AM10/

Lic.No/Date:0310567659
31.03.2010

Defer Date: 6.7.2010

Decision : Committee considered the case as per agenda and observed that the matter is under consideration of DIPP. It was decided to defer the case for relisting on 6.7.2010.

 

 

5

Case No.:24/9/80-ALC2/2010

Party Name:ATLAS COPCO (INDIA) LIMITED

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00137/AM11/

RLA File :03/94/040/01003/AM10/

Lic.No/Date:0310567686
31.03.2010

Defer Date: 6.7.2010

Decision : Committee considered the case as per agenda and observed that the matter is under consideration of DIPP. It was decided to defer the case for relisting on 6.7.2010.

 

 

 

 

 

 

 

6

Case No.:27/9/80-ALC2/2010

Party Name:GENESIS MEMBRANE SEPRATECH PRIVATE LIMITED

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00140/AM11/

RLA File :03/94/040/01143/AM10/

Lic.No/Date:0310567775
01.04.2010

Defer Date: 6.7.2010

Decision :  Committee considered the case as per agenda and observed that the matter is under consideration of DIPP. It was decided to defer the case for relisting on 6.7.2010.

 

7

Case No.:25/9/80-ALC2/2010

Party Name:ATLAS COPCO (INDIA) LIMITED

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00138/AM11/

RLA File :03/94/040/00999/AM10/

Lic.No/Date:0310568208
06.04.2010

Defer Date: 6.7.2010

Decision : Committee considered the case as per agenda and observed that the matter is under consideration of DIPP. It was decided to defer the case for relisting on 6.7.2010.

 

8

Case No.:7/9/80-ALC2/2010

Party Name:KOSTWEIN INDIA COMPANY PVT. LTD.

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00120/AM11/

RLA File :08/24/040/00011/AM11/

Lic.No/Date:0810088351
20.04.2010

Defer Date: 6.7.2010

Decision : Committee considered the case as per agenda and observed that the matter is under consideration of DIPP. It was decided to defer the case for relisting on 6.7.2010

 

9

Case No.:28/9/80-ALC2/2010

Party Name:CARTOON SANITATION PVT. LTD.

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00141/AM11/

RLA File :06/24/040/00006/AM11/

Lic.No/Date:0610017739
20.04.2010

Defer Date: 6.7.2010

Decision :  Committee considered the case as per agenda and observed that the matter is under consideration of DC(MSME). It was decided to defer the case for relisting on 6.7.2010.

 

 

 

 

 

 

 

 

 

 

10

Case No.:26/9/80-ALC2/2010

Party Name:HAWA VALVES (INDIA) PVT. LTD.

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00139/AM11/

RLA File :03/94/040/00077/AM11/

Lic.No/Date:0310571019
23.04.2010

Defer Date: 6.7.2010

Decision : Committee considered the case as per agenda and observed that the matter is under consideration of DC(MSME). It was decided to defer the case for relisting on 6.7.2010.

 

 

11

Case No.:13/9/80-ALC2/2010

Party Name:LARSEN & TOUBRO LIMITED

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00126/AM11/

RLA File :03/95/040/00027/AM11/

Lic.No/Date:0310571475
27.04.2010

Defer Date: 6.7.2010

Decision : Committee considered the case as per agenda. On the recommendation of the representative of DIPP present in the meeting, it was decided to call  from the firm  information in respect of S.No. 4,5 and 11 of SDL for each export product separately   and re-list the case on 6.7.2010.

 

 

12

Case No.:16/9/80-ALC2/2010

Party Name:BOYSEN INDIA LIMITED

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00129/AM11/

RLA File :05/23/040/00023/AM11/

Lic.No/Date:0510263144
27.04.2010

Defer Date: 6.7.2010

Decision : Committee considered the case as per agenda. On the recommendation of the representative of DHI present in the meeting, it was decided to call from the firm    the  information in respect of items at  S.No. 5 and 11 of Standard  Deficiency Format togetherwith quantity of import and export products  in numbers  and re-list the case on 6.7.2010.

 

13

Case No.:15/9/80-ALC2/2010

Party Name:DRIPLEX WATER ENGINEERING LTD.

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00128/AM11/

RLA File :05/23/040/00012/AM11/

Lic.No/Date:0510263163
28.04.2010

Defer Date: 6.7.2010

Decision : Committee considered the case as per agenda. It was decided to forward a copy of the application to DHI for examination and comments  and re-list the case on 6.7.2010.

 

 

 

14

Case No.:17/9/80-ALC2/2010

Party Name:DEE DEVELOPMENT ENGINEERS PVT. LTD.

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00130/AM11/

RLA File :05/23/040/00233/AM10/

Lic.No/Date:0510263362
29.04.2010

Defer Date:   6.7.2010

Decision :  Committee considered the case as per agenda. It was decided to forward a copy of the application to DHI for examination and comments  and re-list the case on 6.7.2010.

 

15

Case No.:23/9/80-ALC2/2010

Party Name:ATLAS COPCO (INDIA) LIMITED

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00136/AM11/

RLA File :03/94/040/00076/AM11/

Lic.No/Date:0310572023
29.04.2010

Defer Date: 6.7.2010

Decision : Committee considered the case as per agenda and observed that the matter is under consideration of DIPP. It was decided to defer the case for relisting on 6.7.2010.

 

16

Case No.:14/9/80-ALC2/2010

Party Name:GEI INDUSTRIAL SYSTEMS LTD.,

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00127/AM11/

RLA File :11/24/040/00002/AM11/

Lic.No/Date:1110022305
30.04.2010

Defer Date: 6.7.2010

Decision : Committee considered the case as per agenda and handed over a copy of application to the representative of DIPP present in the meeting for examination and comments.  It was decided to defer the case for relisting on 6.7.2010.

 

17

Case No.:12/9/80-ALC2/2010

Party Name:LARSEN & TOUBRO LIMITED

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00125/AM11/

RLA File :03/95/040/00069/AM11/

Lic.No/Date:0310572951
06.05.2010

Defer Date: 6.7.2010

Decision : Committee considered the case as per agenda and on the recommendations of representative of DIPP present in the meeting decided to call from the firm the following information:-

(a) Information in respect of items at S.No. 5 and 11 of Standard Deficiency                   Format, export product wise; and

(b) Specific use of Forged Test Coupons (Import material at Sl. No.5) and  Plate Test Coupons (Import item at S.No.6) with basis/justification for the quantities of  these items.

 

The case stands deferred for re-listing on  6.7.2010.

 

 

18

Case No.:18/9/80-ALC2/2010

Party Name:BECTON DICKINSON INDIA PRIVATE LIMITED

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00131/AM11/

RLA File :05/23/040/00025/AM11/

Lic.No/Date:0510263911
07.05.2010

Defer Date: 6.7.2010

Decision : Committee considered the case as per agenda and observed that the matter is under consideration of DC(MSME). It was decided to defer the case for relisting on 6.7.2010.

 

19

Case No.:19/9/80-ALC2/2010

Party Name:ECOCAT INDIA PVT.LTD.

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00132/AM11/

RLA File :05/23/040/00035/AM11/

Lic.No/Date:0510264008
10.05.2010

Defer Date: 6.7.2010

Decision : Committee considered the case as per agenda. On the recommendation of the representative of DHI present in the meeting, it was decided to call from the firm  information in respect of items at  S.No.3,4,5 and 11 of Standard  Deficiency Format    and re-list the case on 6.7.2010.

 

 

 

20

Case No.:30/9/80-ALC2/2010

Party Name:BHARAT HEAVY ELECTRICALS LIMITED

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00143/AM11/

RLA File :61/24/040/00016/AM11/

Lic.No/Date:6110000447
13.05.2010

Defer Date: 6.7.2010

Decision :   Committee considered the case as per agenda and on the recommendations of representative of DHI present in the meeting decided to call from the firm the following information:-

(a) Specific item of export product and their weight separately with details of Auxiliaries and its weight separately.

(b) Input weight of each casting / forging and corresponding finished weight (item-wise).

(c)   Use of each component proposed for import in the manufacture of export product.

(d)   Total value of insulating material proposed for import.

(e)    Length and weight of different type of pipes / tubes / low fin tubes proposed for import.

(f)    Sl. No. 4,5,9 and 11 of SDL export product-wise.

(g)   Weight of different types of welding material proposed to be imported giving calculation and justifying quantity of import.

 

The case stands deferred for re-listing on  6.7.2010.

 

21

Case No.:2/9/80-ALC2/2010

Party Name:PRECISION AUTOMATION AND ROBOTICS INDIA LTD.

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00115/AM11/

RLA File :31/21/040/00048/AM11/

Lic.No/Date:3110043252
17.05.2010

Defer Date: 6.7.2010

Decision : The Committee considered the case as per agenda and observed that RA has not forwarded copy of application.  It was decided to call for complete set of application from RA as well as firm and relist the case on 6.7.2010.

 

22

Case No.:3/9/80-ALC2/2010

Party Name:MASTER HANDLERS PVT. LTD.

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00116/AM11/

RLA File :31/21/040/00059/AM11/

Lic.No/Date:3110043269
18.05.2010

Defer Date:

6.7.2010

Decision : The Committee considered the case as per agenda and observed that RA has not forwarded copy of application.  It was decided to call for complete set of application from RA as well as firm and relist the case on 6.7.2010.

 

 

23

Case No.:4/9/80-ALC2/2010

Party Name:DAEWON INDIA AUTOPARTS PVT LTD

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00117/AM11/

RLA File :04/24/040/00032/AM11/

Lic.No/Date:0410113880
18.05.2010

Defer Date: 6.7.2010

Decision : The Committee considered the case as per agenda and observed that RA has not forwarded copy of application.  It was decided to call for complete set of application from RA as well as firm and relist the case on 6.7.2010.

 

24

Case No.:5/9/80-ALC2/2010

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

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00118/AM11/

RLA File :03/95/040/00101/AM11/

Lic.No/Date:0310574966
19.05.2010

Defer Date: 6.7.2010

Decision : The Committee considered the case as per agenda and observed that RA has not forwarded copy of application.  It was decided to call for complete set of application from RA as well as firm and relist the case on 6.7.2010.

 

25

Case No.:6/9/80-ALC2/2010

Party Name:THE SARASWATI INDUSTRIAL SYNDICATE LTD.

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00119/AM11/

RLA File :05/24/040/00063/AM11/

Lic.No/Date:0510264573
19.05.2010

Defer Date: 6.7.2010

Decision : The Committee considered the case as per agenda and observed that RA has not forwarded copy of application.  It was decided to call for complete set of application from RA as well as firm and relist the case on 6.7.2010.

 

26

Case No.:8/9/80-ALC2/2010

Party Name:VIDEOCON INDUSTRIES LIMITED

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00121/AM11/

RLA File :03/95/040/00076/AM11/

Lic.No/Date:0310575329
20.05.2010

Defer Date: 6.7.2010

Decision : The Committee considered the case as per agenda and observed that RA has not forwarded copy of application.  It was decided to call for complete set of application from RA as well as firm and relist the case on 6.7.2010.

 

27

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

Party Name:VIDEOCON INDUSTRIES LIMITED

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00122/AM11/

RLA File :03/95/040/00077/AM11/

Lic.No/Date:0310575334
20.05.2010

Defer Date: 6.7.2010

Decision : The Committee considered the case as per agenda and observed that RA has not forwarded copy of application.  It was decided to call for complete set of application from RA as well as firm and relist the case on 6.7.2010.

 

 

28

Case No.:10/9/80-ALC2/2010

Party Name:SOLO MANUFACTURING PVT LTD

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00123/AM11/

RLA File :05/24/040/00056/AM11/

Lic.No/Date:0510264643
21.05.2010

Defer Date: 6.7.2010

Decision : The Committee considered the case as per agenda and observed that RA has not forwarded copy of application.  It was decided to call for complete set of application from RA as well as firm and relist the case on 6.7.2010.

 

29

Case No.:11/9/80-ALC2/2010

Party Name:M M AQUA TECHNOLOGIES LTD.

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00124/AM11/

RLA File :05/24/040/00454/AM10/

Lic.No/Date:0510264645
21.05.2010

Defer Date: 6.7.2010

Decision : The Committee considered the case as per agenda and observed that RA has not forwarded copy of application.  It was decided to call for complete set of application from RA as well as firm and relist the case on 6.7.2010.

 

 

 

 

 

 

 

 

 

30

Case No.:20/9/80-ALC2/2010

Party Name:KINECO PVT. LTD.

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00133/AM11/

RLA File :17/24/040/00004/AM11/

Lic.No/Date:1710003338
21.05.2010

Defer Date: 6.7.2010

Decision : The Committee considered the case as per agenda and observed that RA has not forwarded copy of application.  It was decided to call for complete set of application from RA as well as firm and relist the case on 6.7.2010.

 

31

Case No.:31/9/80-ALC2/2010

Party Name:ORBIT AUTOMATION & PROJECTS INDIA PVT LTD.

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00144/AM11/

RLA File :09/24/040/00068/AM11/

Lic.No/Date:0910042148
26.05.2010

Defer Date: 6.7.2010

Decision : The Committee considered the case as per agenda and observed that RA has not forwarded copy of application.  It was decided to call for complete set of application from RA as well as firm and relist the case on 6.7.2010.

 

 

32

Case No.:32/9/80-ALC2/2010

Party Name:INJECTOPLAST PVT.LTD

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00145/AM11/

RLA File :06/24/040/00010/AM11/

Lic.No/Date:0610018054
26.05.2010

DeferDate:

6.7.2010

Decision : The Committee considered the case as per agenda and observed that RA has not forwarded copy of application.  It was decided to call for complete set of application from RA as well as firm and relist the case on 6.7.2010.

 

 

33

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

Party Name:INJECTOPLAST PVT.LTD

Meet No/Date:9/80-ALC2/2010
01.06.2010

Status: Deferred

HQ File :01/80/050/00146/AM11/

RLA File :06/24/040/00011/AM11/

Lic.No/Date:0610018056
26.05.2010

Defer Date: 6.7.2010

Decision : The Committee considered the case as per agenda and observed that RA has not forwarded copy of application.  It was decided to call for complete set of application from RA as well as firm and relist the case on 6.7.2010.

 

 

 

 

 

 

Case No.  A/R. - 51

M/s. The Saraswati Industrial Syndicate LTd.,

 

HQ F.No.01/80/50/01196/AM08/DES.I

Lic.No. & Date

Meeting No. 09/11

 RA.F.No.05/24/040/00726/AM08

0510213777 dt.19.12.2007

Date: 01.06.2010

Ratification of  norms

Decision : The Committee considered the case as per agenda and observed that the firm has requested for enhancement in wastage in respect of Item No. 1 of import.   The Committee in consultation with the representative of DIPP present in the meeting decided to reject the request of the firm since the firm has not given any details / justifications for claiming higher wastage in respect of import item at Sl. No. 1.

 

 

Case No.  A/R. - 52

M/s. The Saraswati Industrial Syndicate LTd.,

 

HQ F.No.01/80/50/00395/AM09/DES.I

Lic.No. & Date

Meeting No. 09/11

 RA.F.No.05/24/040/00877/AM08

0510216481 dt.15.02.2008

Date: 01.06.2010

Ratification of  norms

Decision : The Committee considered the case as per agenda and observed that the firm has requested for enhancement in wastage in respect of Item Nos. 12 and 13 of import.   The Committee in consultation with the representative of DIPP present in the meeting decided to reject the request of the firm since the firm has not given any additional information  for higher wastage.

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

Case No.  A/R. - 53

M/s. Grand Prix Engineering Pvt. Ltd., Faridabad

 

HQ F.No.01/80/50/00200/AM08/DES.I

Lic.No. & Date

Meeting No. 09/11

 RA.F.No.05/24/040/00224/AM08

0510205265 dt.21.06.2007

Date: 01.06.2010

Ratification of  norms

Decision :  The  Committee considered the case as per agenda and observed that the subject Advance Authorization was issued to the firm with the export description as “Vertical Gas Scrubber Code No. 1410 – 00 – 18” on 21.6.2007 and Norms Committee has ratified the norms in its meeting held on 03.02.2009 wherein the length and outer diameter has been suffixed to the description of  export product.  The Committee observed that the total weight of export products against various Shipping Bills of exports pertaining to the subject Advance Authorization, as mentioned by the firm in their representation is 357.828 MTs as against 357.9 MTs fixed by the NC.  The Committee after detailed deliberations and keeping in view that the total export weight  is approximately same as fixed by Norms Committee and a considerable time has been taken to decide the case by NC, it was decided to delete the condition of length and outer diameter imposed by NC and the description of export product should be amended to read as “Vertical Gas Scrubber Code No. 1410 – 00 – 18”. 

 

RA may take necessary action as per the above decision.

 

 

Case No.  A/R. - 54

M/s. Asiatic Electricals & Switchgear Pvt. LTd., New Delhi

 

HQ F.No.01/80/162/00313/AM02/DES.I

Lic.No. & Date

Meeting No. 09/11

 RA.F.No.05/88/040/00062/AM02

0510036830 dt.17.05.2001

Date: 01.06.2010

Ratification of  norms

Decision :  The Committee considered the case as per agenda and observed that the firm was granted subject  Advance Licence for import of (a) Aluminium/Aluminium Alloy Ingots and (b) Brass Scrap for manufacture of resultant export product and while fixing ad-hoc Norms Committee recommended import of Aluminium ingots besides Brass Scrap. However the Committee did not recommend  import of Aluminium Alloy ingots.The Committee after consideration of the representation and in consultation with the representative of DC(MSME) present in the meeting, keeping in view that the resultant product cannot be manufactured without Aluminium/Aluminium Alloy Ingots, decided to amend the description of import item at S.No. 1 to read as “Aluminium/Aluminium Alloy Ingots” in place of “Aluminium Ingots” without any other change in the earlier decision of Committee Meeting No.15/2002 dated 17.7.2001 (Case No.A-93).

 

The regional authority may take necessary action accordingly.

 

 

 

Case No.  A/R. - 55

M/s. ICM Engineering Pvt. LTd.,

 

HQ F.No.01/80/162/01053/AM06/DES.I

Lic.No. & Date

Meeting No. 09/11

 RA.F.No.05/24/040/00605/AM06

0510170529 dt.11.11.2005

Date: 01.06.2010

Ratification of  norms

Decision :  The  Committee considered the case as per agenda and handed over the case file to the representative of DHI present in the meeting for examination and comments.  The case stands deferred for relisting on 6.7.2010.

 

 

Case No.  A/R. - 56

M/s. Bharat Heavy Electricals Ltd., Haridwar

 

HQ F.No.01/80/162/01056/AM08/DES.I

Lic.No. & Date

Meeting No. 09/11

 RA.F.No.61/24/040/00045/AM08

6110000134 dt.11.02.2008

Date: 01.06.2010

Ratification of  norms

Decision : The  Committee considered the case as per agenda and observed that the matter is under examination of DHI.  It was decided to defer the case for relisting on 6.7.2010.

 

 

Case No.  A/R. - 57

M/s. Bharat Heavy Electricals Ltd., Bhopal

 

HQ F.No.01/80/50/00419/AM10/DES.I

Lic.No. & Date

Meeting No. 09/11

  RA.F.No.11/24/040/00016/AM10

1110021021 dt.08.09.2009

Date: 01.06.2010

Ratification of  norms

Decision :  The  Committee considered the case as per agenda and observed that the matter is under examination of DHI.  It was decided to defer the case for relisting on 6.7.2010.

 

 

Case No.  A/R. - 58

M/s. Botil Oil Tools India Pvt. Ltd., New Delhi

 

HQ F.No.01/80/50/01719/AM09/DES.I

Lic.No. & Date

Meeting No. 09/11

 RA.F.No.05/24/040/00676/AM09

0510235207 dt.28.01.2009

Date: 01.06.2010

Ratification of  norms

Decision :  The  Committee considered the case as per agenda and observed that the matter is under examination of DHI.  It was decided to defer the case for relisting on 6.7.2010.

 

 

 

 

 

 

 

 

Case No.  A/R. – 59

M/s. Botil Oil Tools India Pvt. Ltd., New Delhi

 

HQ F.No.01/80/50/00875/AM09/DES.I

Lic.No. & Date

Meeting No. 09/11

  RA.F.No.05/24/040/00327/AM09

0510225643 dt.18.08.2008

Date: 01.06.2010

Ratification of  norms

Decision :  The  Committee considered the case as per agenda and observed that the matter is under examination of DHI.  It was decided to defer the case for relisting on 6.7.2010.

 

 

Case No.  A/R. - 60

M/s. Delphi-TVS Diesel Systems Ltd., Chennai

 

HQ F.No.01/80/50/00334/AM09/DES.I

Lic.No. & Date

Meeting No. 09/11

  RA.F.No.04/24/040/00330/AM08

0410094252 dt.05.03.2008

Date: 01.06.2010

Ratification of  norms

Decision :  The  Committee considered the case as per agenda and observed that the matter is under examination of DHI.  It was decided to defer the case for relisting on 6.7.2010.

 

 

Case No.  A/R. - 61

M/s. Brakes India Ltd., Chennai

 

HQ F.No.01/80/50/01248/AM09/DES.I

Lic.No. & Date

Meeting No. 09/11

  RA.F.No.04/24/040/00176/AM08

0410099633 dt.31.10.2008

Date: 01.06.2010

Ratification of  norms

Decision :  The  Committee considered the case as per agenda and observed that the matter is under examination of DHI.  It was decided to defer the case for relisting on 6.7.2010.

 

 

Case No.  A/R. – 62

M/s. The Saraswati Industrial Syndicate LTd.,

 

HQ F.No.01/81/50/00466/AM07/DES.I

Lic.No. & Date

Meeting No. 09/11

  RA.F.No.05/24/040/00482/AM07

0510190825 dt.14.09.2006

Date: 01.06.2010

Ratification of  norms

Decision :  The  Committee considered the case as per agenda and decided to forward a copy of firm’s representation dated 22.2.2010 to DIPP for examination and comments. The case stands deferred for relisting on 6.7.2010

 

 

 

 

 

 

 

 

Case No.  C – 5

M/s. Leo Prime Comp Pvt. LTd.,

 

HQ F.No.01/80/162/01028/AM09/DES.I

Meeting No. 09/11

 

Fixation of wastage  norms

Date: 01.06.2010

Decision : The  Committee considered the case as per agenda and observed that the Norms Committee has fixed ad-hoc wastage norms for the specific export product “ Base Plate sets,   One set containing 1 big base plate (Part No. 484 – 00992) and One small base plate (Part No. 484 – 00973450)” wherein quantity of input has been allowed @ 2.37 Kg. per Kg. content in the export product.  The Committee was informed that the firm has requested to delete the Part Nos. mentioned because due to small changes in design the Part No. is changed and the description of export product also gets changed.  The Committee after detailed deliberations decided to reject the request of the firm keeping in view that the wastage on inputs has been calculated based on Part Nos. of the export product.

 

 

 

 

Case No.  C – 6

M/s. Indo Schottle Auto Parts Pvt. Ltd.,

 

HQ F.No.01/81/80/162/00576/AM10/DES.I

Meeting No. 09/11

Fixation of wastage  norms for the export product “Central Housing Cover, Coller, Thrust, Coupling, Injector Plunger, Fitting High Pressure Fuel etc.”

Date: 01.06.2010

Decision :  The  Committee considered the case as per agenda and observed that the case is under examination of DHI.  It was decided to defer the case for relisting on 6.7.2010. 


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