MINUTES OF NORMS COMMITTEE (NC-7) OF

‘PLASTIC & RUBBER PRODUCTS’

MEETING NO. 29/AM13

HELD ON 17.10.2012

 UNDER CHAIRMANSHIP OF            

DR. L.B. SINGHAL, ADDITIONAL DGFT

 

 

Meeting No. 29/87-NC-7/2012 of NORMS COMMITTEE (NC-7) dealing with  ‘Chapter 39 and 40 of ITC (HS) Code’ held on 17.10.2012 under the Chairmanship of         Dr. L.B. Singhal, Addl. DGFT, Udyog Bhawan, New Delhi-110011.  Following officers attended the Meeting:

   

 

1)                Shri Nand Lal, Senior Development Officer, DIPP

2)                Shri Krishan Kumar, Deputy DGFT and Convener

 

2.         Committee confirmed Minutes of NC Meeting No. 28/AM13  held on 09.10.2012.

 

3.         Committee, after deliberations, approved following cases and RLA concerned shall take consequential action as per Foreign Trade Policy/Procedures

 

 

MANUAL CASES

 

 

Case No. A-145

NC No.: 29/AM13 Dated: 17.10.2012

Status: Deferred

DIAB CORE MATERIALS PVT. LTD.

Hqrs. File No.

RLA File No.

Licence No. & Date

01/87/50/197/AM11/DES-VII

04/24/40/127/AM11

0410116566 dated 24.08.2010

01/87/50/205/AM11/DES-VII

04/24/40/144/AM11

0410116984 dated 06.09.2010

01/87/50/206/AM11/DES-VII

04/24/40/152/AM11

0410116993 dated 06.09.2010

01/87/50/198/AM11/DES-VII

04/24/40/125/AM11

0410116567 dated 24.08.2010

01/87/50/521/AM11/DES-VII

04/24/40/339/AM11

0410122663 dated 21.03.2011

 

Request:         Review of NC’s decision taken by NC in its Meeting No. 10/AM12                         held on  08.06.2011 against five advance authorizations.

 

Decision:         A brief note has been sent to D/o C&PC on 10.10.2012 enclosing the list of pending cases of the firm alongwith all the relevant documents for expediting their comments.    Comments awaited from D/o C&PC.

 

                        Deferred for three weeks.


 

Case No. A-146

NC No.: 29/AM13 Dated: 17.10.2012

Status: Deferred

DIAB CORE MATERIALS PVT. LTD.

Hqrs. File No.

RLA File No.

Licence No. & Date

01/87/50/244/AM10/DES-VII

04/24/40/88/AM10

0410108652 dated 19.10.2009

01/87/50/534/AM11/DES-VII

04/24/40/353/AM11

0410122928 dated 25.03.2011

01/87/50/62/AM12/DES-VII

04/24/40/56/AM12

0410124442 dated 27.05.2011

 

Request:         Enhancement in the quantity of Import Items. 

 

Decision:         A brief note has been sent to D/o C&PC on 10.10.2012 enclosing the list of pending cases of the firm alongwith all the relevant documents for expediting their comments.    Comments awaited from D/o C&PC.                                

 

Deferred for three weeks.

 

Case No. A-147

NC No.: 29/AM13

Dated: 17.10.2012

HQ F. No.

01/87/162/00002/AM13/DES-VII

Status: Rejected

 

Request:         Issuance of Public Notice for making SIONS of those codified adhoc norms             which were fixed under para 4.7 of HBP Vol. I for the years 2009-10,             2010-11 and 2011-12 (upto 30.09.2011) pertaining to ‘Plastic Group’             and ‘Chemical & Allied Group’ which are covered under ITCHS Code 39            and 40 for publication in  Handbook of Procedures (Vol.II)

 

Decision:         D/o C&PC after examining all the codified norms, furnished their comments vide OM No. 46011/112/2012-PC.II dated 15.10.2012.  They have not supported the proposal stating that the ad-hoc norms forwarded by Norms Committee are based on individual export order/specific formulations/brand names.  The technical specifications of the export product along with the formulations are changing from time to time depending upon the change in the technology/export market requirement.  The published/notified SION is to be applicable for cross section of industries/exporters and not for one unit.  It should also be on the best consumption norms and not merely on the data provided by one unit.

 

2.         In the light of written comments of Deptt of C&PC, the committee decided to close the issue  for making SIONs of  those codified adhoc norms  which were fixed under para 4.7 of HBP Vol. I for the years 2009-10, 2010-11 and 2011-12 (upto 30.09.2011) pertaining to ‘Plastic Group’ and ‘Chemical & Allied Group’.

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

Case No. A-148

BALKRISHNA INDUSTRIES LTD.         

HQ F. No. 01/87/050/00190/AM12/DES-VII

Status: Deferred

NC No.: 29/AM13

Dated: 17.10.2012

Adv. Lic. No.

0310644343 dated 26.07.2011

RLA F. No.

03/94/040/00350/AM12

 

Request:         Amendment in the description of Import Item No. 6.            

 

Decision:         A copy of representation of firm has been forwarded to DIPP on 09.10.2012.  Comments of DIPP are awaited. 

 

            Deferred for three weeks.

 

 

Case No. A-149

PROPACK INDUSTRIES (PROP. KUNAL LASTICS PVT. LTD.)

HQ F. No. 01/87/050/00229/AM12/DES-VII

Status: Deferred

NC No.: 29/AM13

Dated: 17.10.2012

Adv. Lic. No.

0310655415 dated 22.09.2011

RLA F. No.

03/95/040/00331/AM12

 

Request:         Review of NC’s decision taken in Meeting No. 35/AM12 held on 07.12.2011.            

Decision:         A copy of representation of firm has been forwarded to D/o C&PC on 09.10.2012.  Comments of D/o C&PC are awaited. 

 

            Deferred for three weeks.


 

 

ONLINE CASES

 

 

1

Case No.:14/47/87-ALC1/2011

Party Name:MRC ICLEAN SYSTEMS PRIVATE LIMITED

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status: Rejected

HQ File :01/87/050/00395/AM12/

RLA File :09/24/040/00321/AM12/

Lic.No/Date:0910049804
22.11.2011

Defer Date:

Decision:     A D/L No. 46011/22/2012-PC.II dated 10.07.2012 was issued by D/o C&PC to firm. This was followed by Reminders from DGFT on 31.07.2012 and 07.09.2012 (Final Reminder) giving 15 days time for submission of information.  It was observed that firm failed to furnish information despite repeated reminders to them, hence Committee decided to reject the case.  The Committee also decided to direct RLA not to issue further advance authorization for the above export product till further directions from this office.

 

2

Case No.:17/46/87-ALC1/2011

Party Name:MRC ICLEAN SYSTEMS PRIVATE LIMITED

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status: Rejected

HQ File :01/87/050/00380/AM12/

RLA File :09/24/040/00322/AM12/

Lic.No/Date:0910049904
24.11.2011

Defer Date:

Decision:     A D/L No. 46011/22/2012-PC.II dated 10.07.2012 was issued by D/o C&PC to firm. This was followed by Reminders from DGFT on 31.07.2012 and 07.09.2012 (Final Reminder) giving 15 days time for submission of information.  It was observed that firm failed to furnish information despite repeated reminders to them, hence Committee decided to reject the case.  The Committee also decided to direct RLA not to issue further advance authorization for the above export product till further directions from this office.

 

3

Case No.:16/43/87-ALC1/2011

Party Name:K.K. NAG LTD.,

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00344/AM12/

RLA File :07/24/040/00332/AM12/

Lic.No/Date:0710084276
29.11.2011

Defer Date:31.10.2012

Decision:     The firm vide e-mail dated 29.09.2012 has informed that they have submitted their reply to D/o C&PC. Comments of D/o C&PC are awaited.

 

4

Case No.:25/5/87-ALC1/2012

Party Name:MARPOL PVT. LIMITED

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00054/AM13/

RLA File :17/24/040/00084/AM12/

Lic.No/Date:1710004776
13.01.2012

Defer Date:07.11.2012

Decision:     The firm had submitted its reply, a copy of which was forwarded to DIPP on 11.10.2012. Comments of DIPP are awaited.

 


 

5

Case No.:10/8/87-ALC1/2012

Party Name:MRC ICLEAN SYSTEMS PRIVATE LIMITED

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status: Rejected

HQ File :01/87/050/00071/AM13/

RLA File :09/24/040/00608/AM12/

Lic.No/Date:0910051694
12.03.2012

Defer Date:

Decision:     A D/L No. 46011/22/2012-PC.II dated 10.07.2012 was issued by D/o C&PC to firm. This was followed by Reminders from DGFT on 31.07.2012 and 07.09.2012 (Final Reminder) giving 15 days time for submission of information.  It was observed that firm failed to furnish information despite repeated reminders to them, hence Committee decided to reject the case.  The Committee also decided to direct RLA not to issue further advance authorization for the above export product till further directions from this office.

 

 

6

Case No.:15/4/87-ALC1/2012

Party Name:FENNER CONVEYOR BELTING PVT. LTD.

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Approved

HQ File :01/87/050/00023/AM13/

RLA File :35/24/040/00039/AM12/

Lic.No/Date:3510037920
22.03.2012

Defer Date:

 

Application: Request  is  for adhoc norms for following:         

 

Sl.No.

ITCHS Code

EXPORT ITEM

Qty

UOM

FOB/FOR (Rs.)

FOB/FOR (in Currency of realisation)

1

39269010

63/0-   PVC SOLID WOVEN FIRE RESISTANT ANTI STATIC CONVEYOR BELTING MADE OUT OF POLYESTER YARN 1000D TYPE 5000 2MM X 2MM
(1.Net content of Polyester yarn high tenacity 1000D - 1100DTex/192F - 47520 kgs, 2) Net content of Flame Resistant Plasticiser - Reofos 508 - 24288 kgs)

233360.000

K.G

37499648.00

747154.00 US Dollars

 

 

 

 

Total

37,499,648.00

747,154.00

 

 

Sl.No.

ITCHS Code

IMPORT ITEM

Qty

UOM

CIF (Rs.)

CIF (Currency)

Total exemption from Customs duty

Limiting Factor
(Value/Qty/Value & Qty)

1

54022090

POLYESTER YARN HIGH TENACITY 1000D-1100DTEX/192F

49421.000

K.G

6,069,072.00

120,922.00 US Dollars

0.00

Value & Qty

2

39041090

PVC RESIN

19550.000

K.G

1,947,897.00

38,810.00 US Dollars

0.00

Value & Qty

3

28258000

FLAME RETARDANT CHEMICAL - ANTIMONY TRIOXIDE

2738.000

K.G

1,904,745.00

37,951.00 US Dollars

0.00

Value & Qty

4

38123090

STABILISER - LASTAB DP742D

2420.000

K.G

523,826.00

10,437.00 US Dollars

0.00

Value & Qty

5

38122090

FLAME RESISTANT PLASTICISER - REOFOS 508

24774.000

K.G

4,904,750.00

97,724.00 US Dollars

0.00

Value & Qty

 

 

 

 

Total

15,350,290.00

305,844.00

 

 

 

 

Decision:     According to the technical comments of D/o C&PC furnished vide OM No. 46011/26/2010-PC.II dated 04.10.2012,  following adhoc norms are approved:

  

EXPORT ITEM

QTY

IMPORT ITEM

QTY

PVC Solid Woven Fire Resistant Anti  Static Conveyor Belting made out of Polyester Yarn 1000D (Type 5000 2MM X 2MM)

1 kg

1.   Polyester Yarn High Tenacity 1000D

0.2113 kg

2.   PVC Resin

0.0837 kg

3.   Antimony Trioxide

0.0117 kg

4.   Stabilizer (Lastab DP 742D)

0.0103 kg

5.   Flame Retardant Plasticiser (Reofos 508)

0.1061 kg

 

 

7

Case No.:16/4/87-ALC1/2012

Party Name:FENNER CONVEYOR BELTING PVT. LTD.

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Approved

HQ File :01/87/050/00024/AM13/

RLA File :35/24/040/00040/AM12/

Lic.No/Date:3510037923
22.03.2012

Defer Date:

 

Application: Request  is  for adhoc norms for following:         

 

Sl.No.

ITCHS Code

EXPORT ITEM

Qty

UOM

FOB/FOR (Rs.)

FOB/FOR (in Currency of realisation)

1

39269010

63/0-   PVC SOLID WOVEN FIRE RESISTANT ANTI STATIC CONVEYOR BELTING MADE OUT OF POLYESTER YARN 1000D TYPE 6500 2MM X 2MM
(1.Net content of Polyester yarn high tenacity 1000D-1100DTex/192F - 147840 kgs. 2) Net content of Flame Resistant Plasticiser - Reofos 508 - 60722 kgs)

608800.000

K.G

92133848.00

1835701.00 US Dollars

 

 

 

 

Total

92,133,848.00

1,835,701.00

 

 

Sl.No.

ITCHS Code

IMPORT ITEM

Qty

UOM

CIF (Rs.)

CIF (Currency)

Total exemption from Customs duty

Limiting Factor
(Value/Qty/Value & Qty)

1

54022090

POLYESTER YARN HIGH TENACITY 1000D-1100DTEX/192F

153754.000

K.G

18,881,557.00

376,202.00 US Dollars

0.00

Value & Qty

2

39041090

PVC RESIN

48874.000

K.G

4,869,743.00

97,026.00 US Dollars

0.00

Value & Qty

3

28258000

FLAME RETARDANT CHEMICAL - ANTIMONY TRIOXIDE

6844.000

K.G

4,761,864.00

94,877.00 US Dollars

0.00

Value & Qty

4

38123090

STABILISER - LASTAP DP742D

6051.000

K.G

1,309,565.00

26,092.00 US Dollars

0.00

Value & Qty

5

38122090

FLAME RESISTANT PLASTICISER - REOFOS 508

61936.000

K.G

12,261,874.00

244,309.00 US Dollars

0.00

Value & Qty

 

 

 

 

Total

42,084,603.00

838,506.00

 

 

 

Decision:     According to the technical comments of D/o C&PC furnished vide OM No. 46011/26/2010-PC.II dated 04.10.2012,  following adhoc norms are approved:

  

EXPORT ITEM

QTY

IMPORT ITEM

QTY

PVC Solid Woven Fire Resistant Anti  Static Conveyor Belting made out of Polyester Yarn 1000D (Type 6500 2MM X 2MM)

1 kg

1.   Polyester Yarn High Tenacity 1000D

0.2525 kg

2.   PVC Resin

0.0802 kg

3.   Antimony Trioxide

0.0112 kg

4.   Stabilizer (Lastab DP 742D)

0.0049 kg

5.   Flame Retardant Plasticiser (Reofos 508)

0.1017 kg

 

 

 

 

8

Case No.:10/26/87-ALC1/2012

Party Name:AMIANTIT FIBERGLASS INDUSTRIES INDIA PVT.LTD.,

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00223/AM13/

RLA File :17/24/040/00107/AM12/

Lic.No/Date:1710004896
22.03.2012

Defer Date:31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 20.09.2012. Comments of D/o C&PC are awaited.

 

9

Case No.:4/5/87-ALC1/2012

Party Name:SRF LIMITED

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00033/AM13/

RLA File :04/24/040/00212/AM11/

Lic.No/Date:0410135107
27.03.2012

Defer Date:31.10.2012

Decision:     The firm had submitted its reply, a copy of which was forwarded to D/o C&PC on 09.10.2012. Comments of D/o C&PC are awaited.

 

10

Case No.:5/5/87-ALC1/2012

Party Name:SRF LIMITED

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00034/AM13/

RLA File :04/24/040/00248/AM11/

Lic.No/Date:0410135112
27.03.2012

Defer Date:31.10.2012

Decision:     The firm had submitted its reply, a copy of which was forwarded to D/o C&PC on 09.10.2012. Comments of D/o C&PC are awaited.

 

11

Case No.:1/2/87-ALC1/2012

Party Name:VIPRAJ THERMOSETS PVT LTD

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00001/AM13/

RLA File :31/83/040/00249/AM12/

Lic.No/Date:3110053615
02.04.2012

Defer Date:07.11.2012

Decision:     The firm had submitted its reply, a copy of which was forwarded to D/o C&PC on 09.10.2012. However, in the Meeting, it was observed that the export product pertains to Rubber Group and also the D/L was issued by DIPP.  Hence, it was decided to forward a copy of reply of firm to DIPP. 

 


 

12

Case No.:21/5/87-ALC1/2012

Party Name:SPECIALITY POLYMERS PVT. LTD., NO.1, NAVARANG

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00050/AM13/

RLA File :03/95/040/01090/AM12/

Lic.No/Date:0310689756
04.04.2012

Defer Date:31.10.2012

Decision:     A D/L No. 46011/16/2011-PC.II dated 26.06.2012 was issued by D/o C&PC to firm. This was followed by Reminders from DGFT on 31.07.2012 and 07.09.2012 (Final Reminder) giving 15 days time for submission of information. Reply awaited from the firm.

 

13

Case No.:29/21/87-ALC1/2012

Party Name:MRC ICLEAN SYSTEMS PRIVATE LIMITED

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00171/AM13/

RLA File :09/24/040/00622/AM12/

Lic.No/Date:0910052053
04.04.2012

Defer Date:31.10.2012

Decision:     A D/L No. 46011/22/2012-PC.II dated 10.09.2012 was issued by D/o C&PC to firm. This was followed by Reminder from DGFT on 04.10.2012 giving 15 days time for submission of information. Reply still awaited from the firm.

 

14

Case No.:1/10/87-ALC1/2012

Party Name:VIKAS GLOBALONE LIMITED

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00077/AM13/

RLA File :05/24/040/00040/AM13/

Lic.No/Date:0510324125
08.05.2012

Defer Date:31.10.2012

Decision:     The firm has directly submitted its reply to D/o C&PC.  Comments of D/o C&PC are awaited.

 

15

Case No.:4/9/87-ALC1/2012

Party Name:G B RUBBER PRODUCTS

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00075/AM13/

RLA File :31/83/040/00240/AM12/

Lic.No/Date:3110054372
22.05.2012

Defer Date:07.11.2012

Decision:     The firm had submitted its reply, a copy of which was forwarded to DIPP on 16.10.2012. Comments of DIPP are awaited.

 

16

Case No.:3/12/87-ALC1/2012

Party Name:MULTIBASE INDIA LIMITED,

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00100/AM13/

RLA File :03/95/040/01122/AM12/

Lic.No/Date:0310695628
22.05.2012

Defer Date:31.10.2012

Decision:     The firm had submitted its reply, a copy of which was forwarded to D/o C&PC on 15.10.2012. Comments of D/o C&PC are awaited.

 


 

17

Case No.:2/12/87-ALC1/2012

Party Name:GEM POLYTECH INDUSTRIES PVT.LTD.

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Approved

HQ File :01/87/050/00099/AM13/

RLA File :02/24/040/00011/AM13/

Lic.No/Date:0210177861
24.05.2012

Defer Date:

 

Application: Request  is  for adhoc norms for following:         

 

Sl.No.

ITCHS Code

EXPORT ITEM

Qty

UOM

FOB/FOR (Rs.)

FOB/FOR (in Currency of realisation)

1

39011090

63/0-   SILANE GRAFTED POLYETHYLENE COMPOUND
XLPE GRADE: GP SG 07

450000.000

K.G

46724625.00

922500.00 US Dollars

2

39011090

63/0-   CATALYSTMASTER BATCH
GRADE:GP SG-01

20000.000

K.G

2076650.00

41000.00 US Dollars

 

 

 

 

Total

48,801,275.00

963,500.00

 

 

Sl.No.

ITCHS Code

IMPORT ITEM

Qty

UOM

CIF (Rs.)

CIF (Currency)

Total exemption from Customs duty

Limiting Factor
(Value/Qty/Value & Qty)

1

39011010

LLDPE/LDPE
AS STANDERED SPECIFICATION

452745.000

K.G

35,773,194.00

706,282.20 US Dollars

0.00

Value & Qty

2

38123010

ANTIOXIDANT
AS STANDERED SPECIFICATION

481.000

K.G

234,368.69

4,627.22 US Dollars

0.00

Value & Qty

3

29310090

VINYL TRI METHOXY SILANE
AS STANDERED SPECIFICATION

5437.000

K.G

3,098,070.56

61,166.25 US Dollars

0.00

Value & Qty

4

29096000

PEROXIDE
AS STANDERED SPECIFICATION

337.000

K.G

128,017.87

2,527.50 US Dollars

0.00

Value & Qty

5

39011010

LLDPE/LDPE
AS STANDERED SPECIFICATION

19938.000

K.G

1,575,381.13

31,103.28 US Dollars

0.00

Value & Qty

6

38123010

ANTIOXIDANT
AS STANDERED SPECIFICATION

231.000

K.G

112,555.44

2,222.22 US Dollars

0.00

Value & Qty

7

29310090

DI BUTYL TIN DILAURATE
AS STANDERED SPECIFICATION

231.000

K.G

182,522.34

3,603.60 US Dollars

0.00

Value & Qty

 

 

 

 

Total

41,104,110.03

811,532.27

 

 

 

Decision:     According to the technical comments of D/o C&PC furnished vide OM No. 46011/12(A)/2012-PC.II dated 04.10.2012,  following adhoc norms are approved:

  

EXPORT ITEM

QTY

IMPORT ITEM

QTY

1.  Silane Grafted Polyethylene Compound (XLPE Grade: GP SG 07) 

1 kg

1.   LLDPE Granules                       

1.0061 kg

2.   Antioxidant

0.0010 kg

3.   Vinyl Trimethoxy Silane

0.0012 kg

4.   Peroxide                   

0.0007 kg

2.  Catalyst Master Batch (Grade: GP      SG – 01)                  

1 kg

1.   LLDPE Granules                       

0.9969 kg

2.   Antioxidant

0.0115 kg

3.   Di-Butyl Tindilaurate     

0.0115 kg

 

 

 

 

18

Case No.:5/12/87-ALC1/2012

Party Name:PALMETTO INDUSTRIES (INDIA) PVT. LIMITED,

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00102/AM13/

RLA File :04/24/040/00013/AM13/

Lic.No/Date:0410136833
29.05.2012

Defer Date:31.10.2012

Decision:     The firm had submitted its reply, a copy of which was forwarded to D/o C&PC on 22.08.2012. Comments of D/o C&PC are awaited.

 

19

Case No.:2/18/87-ALC1/2012

Party Name:ECCELENT COMPONENTS MANUFACTURING PRIVATE LIMITED

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00140/AM13/

RLA File :04/24/040/00031/AM13/

Lic.No/Date:0410137246
12.06.2012

Defer Date:31.10.2012

Decision:     A D/L No. 46011/101/2012-PC.II dated 31.08.2012 was issued by D/o C&PC to firm. This was followed by Reminder from DGFT on 19.09.2012 giving 15 days time for submission of information. Reply awaited from the firm.

 

20

Case No.:1/17/87-ALC1/2012

Party Name:K.R. INDUSTRIES

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00124/AM13/

RLA File :04/24/040/00040/AM13/

Lic.No/Date:0410137329
14.06.2012

Defer Date:31.10.2012

Decision:     The firm had submitted its reply, a copy of which was forwarded to DIPP on 15.10.2012. Comments of DIPP are awaited.

 

21

Case No.:9/15/87-ALC1/2012

Party Name:NITREX CHEMICALS INDIA LTD.,

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00118/AM13/

RLA File :05/24/040/00080/AM13/

Lic.No/Date:0510327826
20.06.2012

Defer Date:31.10.2012

Decision:     A D/L No. 46011/31/2008-PC.II dated 05.09.2012 was issued by D/o C&PC to firm. This was followed by Reminder from DGFT on 14.09.2012 giving 15 days time for submission of information. Reply awaited from the firm.

 


 

 

 

22

Case No.:18/21/87-ALC1/2012

Party Name:FARCOM CABLE SYSTEMS PRIVATE LIMITED,

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Approved

HQ File :01/87/050/00160/AM13/

RLA File :07/24/040/00125/AM13/

Lic.No/Date:0710089176
21.06.2012

Defer Date:

 

Application: Request  is  for adhoc norms for following:         

 

Sl.No.

ITCHS Code

EXPORT ITEM

Qty

UOM

FOB/FOR (Rs.)

FOB/FOR (in Currency of realisation)

1

39011090

63/0-   LLDPE Compound
Far Stiff-LL

150000.000

K.G

4873500.00

90000.00 US Dollars

 

 

 

 

Total

4,873,500.00

90,000.00

 

 

Sl.No.

ITCHS Code

IMPORT ITEM

Qty

UOM

CIF (Rs.)

CIF (Currency)

Total exemption from Customs duty

Limiting Factor
(Value/Qty/Value & Qty)

1

39011010

LLDPE Resin

45224.000

K.G

3,265,874.00

58,792.00 US Dollars

0.00

Value & Qty

2

28365000

Calcium Carbonate

105523.000

K.G

879,274.00

15,829.00 US Dollars

0.00

Value & Qty

 

 

 

 

Total

4,145,148.00

74,621.00

 

 

 

Decision:     According to the technical comments of D/o C&PC furnished vide OM No. 46011/01/2011-PC.II dated 04.10.2012,  following adhoc norms are approved: 

  

EXPORT ITEM

QTY

IMPORT ITEM

QTY

LLDPE Compound Far Stilff – LL (containing 30+/-1% LLDPE and 70+/-1% Calcium Carbonate)

1 kg

1.   LLDPE Resin

0.30149 kg

2.   Calcium Carbonate

0.70348 kg

 

 

 


 

 

23

Case No.:1/21/87-ALC1/2012

Party Name:GUJRAT RECLAIM & RUBBER PRODUCTS LTD.

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00143/AM13/

RLA File :03/94/040/00126/AM13/

Lic.No/Date:0310699602
22.06.2012

Defer Date:07.11.2012

Decision:     DIPP after examining the request of firm, furnished their comments vide letter dated 01.10.2012 as under:

        

EXPORT ITEM

QTY

IMPORT ITEM

QTY

Reclaimed Rubber

1000 MT

Waste Rubber Sheets, Profiles, Strips

1000 MT

Note:     The import is only confirmed to factory rejects only.

 

    However, the Committee after discussion, decided to ascertain the comments of Import Licensing Section (ILS), whether the Import Licences are being issued for Restricted Item like Used Tyre, Rubber, etc. under Chapter 40 of ITC HS. 

 

 

 

24

Case No.:3/21/87-ALC1/2012

Party Name:ITS COATINGS, PVT LTD

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00145/AM13/

RLA File :03/94/040/00239/AM13/

Lic.No/Date:0310699813
26.06.2012

Defer Date:31.10.2012

Decision:     The firm had submitted its reply, a copy of which was forwarded to D/o C&PC on 15.10.2012. Comments of D/o C&PC are awaited.

 

25

Case No.:12/22/87-ALC1/2012

Party Name:EASTMAN RECLAMATIONS

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00184/AM13/

RLA File :30/24/040/00013/AM13/

Lic.No/Date:3010087078
26.06.2012

Defer Date:07.11.2012

Decision:     A D/L was issued by DIPP to firm on 24.09.2012. This was followed by Reminder from DGFT on 04.10.2012 giving 15 days time for submission of information.  Reply awaited from the firm.

 

26

Case No.:2/21/87-ALC1/2012

Party Name:AMRIT POLYCHEM PVT LTD

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00144/AM13/

RLA File :03/94/040/00190/AM13/

Lic.No/Date:0310700262
29.06.2012

Defer Date:31.10.2012

Decision:     A D/L No. 46011/107/2012-PC.II dated 07.09.2012 was issued by D/o C&PC to firm. This was followed by Reminder from DGFT on 19.09.2012 giving 15 days time for submission of information. Reply awaited from the firm.

 


 

 

27

Case No.:1/18/87-ALC1/2012

Party Name:KALPENA INDUSTRIES LIMITED,

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00139/AM13/

RLA File :02/24/040/00059/AM13/

Lic.No/Date:0210179439
05.07.2012

Defer Date:31.10.2012

Decision:     The firm had submitted its reply, a copy of which was forwarded to D/o C&PC on 04.10.2012. Comments of D/o C&PC are awaited.

 

28

Case No.:16/21/87-ALC1/2012

Party Name:BLS POLYMERS LTD.

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00158/AM13/

RLA File :05/23/040/00120/AM13/

Lic.No/Date:0510329149
09.07.2012

Defer Date:31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 17.08.2012. Comments of D/o C&PC are awaited.

 

29

Case No.:5/21/87-ALC1/2012

Party Name:PARAS POLYCOAT LTD.

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00147/AM13/

RLA File :05/24/040/00131/AM13/

Lic.No/Date:0510329277
10.07.2012

Defer Date:31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 17.08.2012. Comments of D/o C&PC are awaited.

 

30

Case No.:26/21/87-ALC1/2012

Party Name:ZENITH INDUSTRIAL RUBBER PRODUCTS PVT. LTD

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00168/AM13/

RLA File :03/95/040/00245/AM13/

Lic.No/Date:0310701392
10.07.2012

Defer Date:31.10.2012

Decision:     A D/L was issued by DIPP to firm on 25.09.2012. This was followed by Reminder from DGFT on 03.10.2012 giving 15 days time for submission of information.  Reply awaited from the firm.

 

31

Case No.:3/26/87-ALC1/2012

Party Name:PORUS LABORATORIES PVT LTD.

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00216/AM13/

RLA File :09/24/040/00178/AM13/

Lic.No/Date:0910053234
12.07.2012

Defer Date:31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 20.09.2012. Comments of D/o C&PC are awaited.

 


 

 

32

Case No.:12/21/87-ALC1/2012

Party Name:LANXESS INDIA PVT.LTD.

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00154/AM13/

RLA File :03/95/040/00173/AM13/

Lic.No/Date:0310701869
16.07.2012

Defer Date:31.10.2012

Decision:     A D/L No. 46011/109/2012-PC.II dated 07.09.2012 was issued by D/o C&PC to firm. This was followed by Reminder from DGFT on 24.09.2012 giving 15 days time for submission of information. Reply awaited from the firm.

 

33

Case No.:8/26/87-ALC1/2012

Party Name:BASRUR UNISEAL PRIVATE LIMITED.,

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00221/AM13/

RLA File :07/24/040/00179/AM13/

Lic.No/Date:0710089824
24.07.2012

Defer Date:07.11.2012

Decision:     A D/L was issued by DIPP on 15.10.2012.  It was decided by the Committee to issue a Reminder to firm giving 15 days for submission of information.

 

 

34

Case No.:12/23/87-ALC1/2012

Party Name:EXPANDED POLYMER SYSTEMS PVT. LTD

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Approved

HQ File :01/87/050/00206/AM13/

RLA File :03/94/040/00338/AM13/

Lic.No/Date:0310703183
26.07.2012

Defer Date:

 

 

Application: Request  is  for adhoc norms for following:          

  

Sl.No.

ITCHS Code

EXPORT ITEM

Qty

UOM

FOB/FOR (Rs.)

FOB/FOR (in Currency of realisation)

1

39072090

62/0-   Blended Polyol "Ecopuf B 1411 R"

50400.000

K.G

6853140.00

123480.00 US Dollars

 

 

 

 

Total

6,853,140.00

123,480.00

 

 

Sl.No.

ITCHS Code

IMPORT ITEM

Qty

UOM

CIF (Rs.)

CIF (Currency)

Total exemption from Customs duty

Limiting Factor
(Value/Qty/Value & Qty)

1

29173500

Phthalic Anhydride

1577.520

K.G

145,132.00

2,592.00 US Dollars

0.00

Qty

2

29094100

Diethylene Glycol

2232.720

K.G

113,869.00

2,033.00 US Dollars

0.00

Qty

3

29054500

Glycerine

4475.520

K.G

250,629.00

4,476.00 US Dollars

0.00

Qty

4

29102000

Propylene Oxide

23405.760

K.G

2,574,634.00

45,976.00 US Dollars

0.00

Qty

5

29213090

Pentamethyldiethylenetriamine

171.360

K.G

64,260.00

1,148.00 US Dollars

0.00

Qty

6

29213090

Dimethylcyclohexyalmine

453.600

K.G

86,184.00

1,539.00 US Dollars

0.00

Qty

7

34021110

Silicon Surfactant

564.480

K.G

191,923.00

3,427.00 US Dollars

0.00

Qty

8

38159000

Catalyst (Toyocat F-40)

131.040

K.G

80,590.00

1,439.00 US Dollars

0.00

Qty

9

38159000

Catalyst (Dabco TMR-2)

131.040

K.G

72,072.00

1,287.00 US Dollars

0.00

Qty

 

 

 

 

Total

3,579,293.00

63,917.00

 

 

 

Decision:     According to the technical comments of D/o C&PC furnished vide OM No. 46011/77/2007-PC.II dated 04.10.2012,  following adhoc norms are approved: 

 

EXPORT ITEM

QTY

IMPORT ITEM

QTY

Blended Polyol (Ecopuf B 1411 R)

1 kg

1.  Phthalic Anhydride

0.0313 kg

2.  Diethylene Glycol

0.0443 kg

3.   Glycerine

0.0888 kg

4.  Propylene Oxide

0.4644 kg

5.  Pentamethyl diethylene triamine

0.0034 kg

6.  Dimethyl cyclohexyalmine

0.0090 kg

7.  Silicon Surfactant

0.0112 kg

8. Catalyst (Toycat F-40)

0.0026 kg

9. Catalyst (Dabco TMR-2)

0.0026 kg

 

 

 

 

35

Case No.:9/23/87-ALC1/2012

Party Name:COSMO FILMS LTD

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00203/AM13/

RLA File :03/94/040/00316/AM13/

Lic.No/Date:0310703670
31.07.2012

Defer Date:31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 30.08.2012. Comments of D/o C&PC are awaited.

 


 

 

36

Case No.:5/23/87-ALC1/2012

Party Name:DHUPAR CHEMICALS PVT.LTD

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00199/AM13/

RLA File :06/21/040/00006/AM13/

Lic.No/Date:0610028283
03.08.2012

Defer Date:07.11.2012

Decision:     A D/L No. 46011/116/2012-PC.II dated 27.09.2012 was issued by D/o C&PC to firm. It was decided by the Committee to issue a Reminder to firm giving 15 days time for submission of information.

 

37

Case No.:10/23/87-ALC1/2012

Party Name:BAYER MATERIALSCIENCE PVT. LTD.,

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00204/AM13/

RLA File :03/94/040/00317/AM13/

Lic.No/Date:0310704099
06.08.2012

Defer Date:31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 30.08.2012. Comments of D/o C&PC are awaited.

 

38

Case No.:11/23/87-ALC1/2012

Party Name:BAYER MATERIALSCIENCE PVT. LTD.,

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00205/AM13/

RLA File :03/94/040/00318/AM13/

Lic.No/Date:0310704105
06.08.2012

Defer Date:31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 30.08.2012. Comments of D/o C&PC are awaited.

 

39

Case No.:13/26/87-ALC1/2012

Party Name:ALUDECOR LAMINATION PVT. LTD.,

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00226/AM13/

RLA File :02/24/040/00078/AM13/

Lic.No/Date:0210180778
09.08.2012

Defer Date:31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 20.09.2012. Comments of D/o C&PC are awaited.

 

40

Case No.:7/26/87-ALC1/2012

Party Name:INDIA GLYCOLS LTD.,

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00220/AM13/

RLA File :05/23/040/00152/AM13/

Lic.No/Date:0510331901
14.08.2012

Defer Date:31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 24.09.2012. Comments of D/o C&PC are awaited.

 


 

 

41

Case No.:5/26/87-ALC1/2012

Party Name:SRF LIMITED

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00218/AM13/

RLA File :04/24/040/00119/AM11/

Lic.No/Date:0410138993
21.08.2012

Defer Date:31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 20.09.2012. Comments of D/o C&PC are awaited.

 

42

Case No.:11/26/87-ALC1/2012

Party Name:FINOTEX FIBRECAST PVT. LTD.

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00224/AM13/

RLA File :31/83/040/00100/AM13/

Lic.No/Date:3110055459
21.08.2012

Defer Date:31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 20.09.2012. Comments of D/o C&PC are awaited.

 

43

Case No.:3/29/87-ALC1/2012

Party Name:SHAKUN POLYMERS LIMITED,

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00241/AM13/

RLA File :34/24/040/00136/AM13/

Lic.No/Date:3410034932
22.08.2012

Defer Date:  31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 11.10.2012. Comments of D/o C&PC are awaited.

 

44

Case No.:6/26/87-ALC1/2012

Party Name:SRF LIMITED

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00219/AM13/

RLA File :04/24/040/00249/AM11/

Lic.No/Date:0410139054
23.08.2012

Defer Date:31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 20.09.2012. Comments of D/o C&PC are awaited.

 

45

Case No.:12/26/87-ALC1/2012

Party Name:RAJSHA CHEMICALS PVT.LTD,

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00225/AM13/

RLA File :34/24/040/00094/AM13/

Lic.No/Date:3410034946
23.08.2012

Defer Date:31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 20.09.2012. Comments of D/o C&PC are awaited.

 


 

 

46

Case No.:5/29/87-ALC1/2012

Party Name:FINOTEX FIBRECAST PVT. LTD.

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00243/AM13/

RLA File :31/83/040/00102/AM13/

Lic.No/Date:3110055517
23.08.2012

Defer Date:  31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 11.10.2012. Comments of D/o C&PC are awaited.

 

47

Case No.:2/26/87-ALC1/2012

Party Name:COSMO FILMS LTD

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00215/AM13/

RLA File :03/94/040/00368/AM13/

Lic.No/Date:0310706302
24.08.2012

Defer Date:31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 20.09.2012. Comments of D/o C&PC are awaited.

 

48

Case No.:8/29/87-ALC1/2012

Party Name:KRISHNA ANTIOXIDANTS PVT. LTD.

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00246/AM13/

RLA File :03/94/040/00379/AM13/

Lic.No/Date:0310707260
31.08.2012

Defer Date:  31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 11.10.2012. Comments of D/o C&PC are awaited.

 

49

Case No.:7/29/87-ALC1/2012

Party Name:ACG PHARMAPACK PVT LTD

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00245/AM13/

RLA File :03/94/040/00365/AM13/

Lic.No/Date:0310707801
05.09.2012

Defer Date:  31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 11.10.2012. Comments of D/o C&PC are awaited.

 

50

Case No.:9/29/87-ALC1/2012

Party Name:EXPANDED POLYMER SYSTEMS PVT. LTD

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00247/AM13/

RLA File :03/94/040/00478/AM13/

Lic.No/Date:0310708761
12.09.2012

Defer Date:  31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 11.10.2012. Comments of D/o C&PC are awaited.

 


 

 

51

Case No.:2/29/87-ALC1/2012

Party Name:INDIA GLYCOLS LTD.,

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00240/AM13/

RLA File :05/23/040/00190/AM13/

Lic.No/Date:0510334564
13.09.2012

Defer Date:  31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 11.10.2012. Comments of D/o C&PC are awaited.

 

52

Case No.:1/29/87-ALC1/2012

Party Name:KALPENA INDUSTRIES LIMITED,

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00239/AM13/

RLA File :02/24/040/00100/AM13/

Lic.No/Date:0210182181
17.09.2012

Defer Date:  31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 11.10.2012. Comments of D/o C&PC are awaited.

 

53

Case No.:6/29/87-ALC1/2012

Party Name:KALPENA INDUSTRIES LIMITED,

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00244/AM13/

RLA File :02/24/040/00105/AM13/

Lic.No/Date:0210182369
21.09.2012

Defer Date:  31.10.2012

Decision:     A copy of application has been forwarded to D/o C&PC on 11.10.2012. Comments of D/o C&PC are awaited.

 

54

Case No.:4/29/87-ALC1/2012

Party Name:FARCOM CABLE SYSTEMS PRIVATE LIMITED,

Meet No/Date:29/87-ALC1/2012
17.10.2012

Status:  Deferred

HQ File :01/87/050/00242/AM13/

RLA File :07/24/040/00258/AM13/

Lic.No/Date:0710091173
04.10.2012

Defer Date:  31.10.2012

Decision:     The Committee noted that the application is still awaited from RLA. Hence, it was decided to send an e-mail to RLA for sending the application expeditiously.

 

Meeting ended with thanks to Chair and all participants.

*****