Directorate General of Foreign Trade

Udyog Bhawan

DES-V Section

 

Minutes of the Meeting NC-V held on 24.07.2008

 

The Meeting No. 17/AM-09 for the licensing year 2008-09 to consider the cases under Duty Exemption Schemes (Chapter-4) held on 24.07.2008 in Room No.4 of DGFT under the Chairmanship of Shri A.K.Singh, Jt. DGFT. The following officers were present: -

Sl. No.

Name of the representatives & their designation

Department

1.

Sh. Shaish Kumar, Industrial Advisor

DIPP

2.

Sh. Ashok Kumar, Arora, Dy.DGFT

DGFT

3.

Sh. Naresh Kumar, Assistant Director

R.O, T.C., Noida.

4.

Sh. Kuldeep Singh, Asstt. Director

DC (MSME)

 

 

(TEXTILES AND LEATHER ITEMS)

 

The Agenda for individual cases for Meeting No. 17/AM09 was taken up for discussion and the decision taken in respect of each case is enumerated below: -

 

MEETING NUMBER

:

17/84-ALC3/2008 MEETING DATE : 24.07.2008

 


 

Online cases

 

1

Case No.:44/46/84-ALC3/2007

Party Name:V AND S INTERNATIONAL P.LTD.,

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status: Rejected

HQ File :01/84/050/00318/AM08/

RLA File :05/24/040/00372/AM08/

Lic.No/Date:0510207141
03.08.2007

Decision: The Committee considered the case as per agenda alongwith other relevant papers and observed that applicant firm have neither forwarded calculation sheet nor CAD/CAM/Laymarker/Measurement, in absence of which it is not possible to compute the requirement of inputs more than the Qty. higher than that of norms fixed for the export product. Further, against six export items, it is also not specifically mentioned that out of four import items given in this case which item of import will be required for which export item. Therefore, Committee was constrained to reject the request of firm.

RLA may take suitable consequential action accordingly.

 

 

 

 

2

Case No.:21/17/84-ALC3/2008

Party Name:ORIENT FASHION EXPORTS(INDIA) PVT.LTD.

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status: Deferred

HQ File :01/84/050/00207/AM09

RLA File :05/24/040/00965/AM08

Lic.No/Date:0510218518
26.03.2008

Defer Date:

21.08.2008

Decision: The Committee considered the case as per agenda and handed over the copy of relevant details pertaining to this case to the representative of DC(MSME) present in the meeting for examination and comments. In view of this Committee decided to defer the case for re-listing on 21.08.2008.

 

 

 

 

 

 

 

 

 

 

 

3

Case No.:31/17/84-ALC3/2008

Party Name:ADITYA BIRLA NUVO LIMITED.,

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Approved

HQ File :01/84/050/00217/AM09/

RLA File :02/24/040/00005/AM09/

Lic.No/Date:0210111134
07.04.2008

Decision: The Committee considered the case as per agenda alongwith other relevant papers and in consultation with representatives of technical authorities present in the meeting decided to ratify the advance authorization issued in this case by allowing 2% wastage on import item on repeat basis as detailed below:-

Export item

Export Qty.

Import item

Qty. allowed

100% Flax/Linen Yarn auto cone spliced

4000 Kgs

100% Flax/Linen Yarn upto 80 LEA/NM

4080 Kgs.

The R.A. shall be advised to take necessary action subject to compliance of other usual conditions.

 

 

4

Case No.:23/17/84-ALC3/2008

Party Name:LILLIPUT KIDSWEAR LTD.

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Deferred

HQ File :01/84/050/00209/AM09/

RLA File :05/24/040/00014/AM09/

Lic.No/Date:0510219120
08.04.2008

Defer Date:

21.08.2008

Decision : The Committee considered the case as per agenda and handed over the copy of relevant details to the representative of DC(MSME) present in the meeting for examination and comments. In view of this Committee decided to defer the case for re-listing on 21.08.2008.

 

 

5

Case No.:24/17/84-ALC3/2008

Party Name:ORIENT FASHION EXPORTS(INDIA) PVT.LTD.

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Deferred

HQ File :01/84/050/00210/AM09/

RLA File :05/24/040/00002/AM09/

Lic.No/Date:0510219084
08.04.2008

Defer Date:

21.08.2008

Decision: The Committee considered the case as per agenda and handed over the copy of relevant details to the representative of DC(MSME) present in the meeting for examination and comments. In view of this Committee decided to defer the case for re-listing on 21.08.2008.

 

 

 

 

6

Case No.:32/17/84-ALC3/2008

Party Name:KE-TECHNICAL TEXTILES PVT.LTD.

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Approved

HQ File :01/84/050/00218/AM09/

RLA File :02/24/040/00047/AM09/

Lic.No/Date:0210112791
26.05.2008

Decision: The Committee considered the case as per agenda alongwith other relevant papers and observed that this is a repeat adhoc norms for which NC had earlier fixed the norms by allowing the item of import with 8% wastage with a direction to R.A to issue A/A on similar basis for one year and firm were also advised for taking follow up action for conversion of adhoc norms into SION for this import export item through concerned Export Promotion Council. The necessary action is still awaited from them.

 

The R.A. shall be advised to take necessary action subject to compliance of other usual conditions.

 

 

7

Case No.:33/17/84-ALC3/2008

Party Name:KE-TECHNICAL TEXTILES PVT.LTD.

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Approved

HQ File :01/84/050/00219/AM09/

RLA File :02/24/040/00048/AM09/

Lic.No/Date:0210112795
26.05.2008

Decision: The Committee considered the case as per agenda alongwith other relevant papers and observed that this is a repeat adhoc norms for which NC had earlier fixed the norms by allowing the item of import with 8% wastage with a direction to R.A to issue A/A on similar basis for one year and firm were also advised for taking follow up action for conversion of adhoc norms into SION for this import export item through concerned Export Promotion Council. The necessary action is still awaited from them.

 

The R.A. shall be advised to take necessary action subject to compliance of other usual conditions.

 

8

Case No.:34/17/84-ALC3/2008

Party Name:KE-TECHNICAL TEXTILES PVT.LTD.

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Approved

HQ File :01/84/050/00220/AM09/

RLA File :02/24/040/00049/AM09/

Lic.No/Date:0210112796
26.05.2008

Decision: The Committee considered the case as per agenda alongwith other relevant papers and observed that this is a repeat adhoc norms for which NC had earlier fixed the norms by allowing the item of import with 8% wastage with a direction to R.A to issue A/A on similar basis for one year and firm were also advised for taking follow up action for conversion of adhoc norms into SION for this import export item through concerned Export Promotion Council. The necessary action is still awaited from them.

 

The R.A. shall be advised to take necessary action subject to compliance of other usual conditions.

 

 

 

9

Case No.:27/17/84-ALC3/2008

Party Name:REFLEXIONS NARAYANI IMPEX PVT. LTD

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Deferred

HQ File :01/84/050/00213/AM09/

RLA File :02/24/040/00057/AM09/

Lic.No/Date:0210112958
29.05.2008

Defer Date:

21.08.2008

Decision: The Committee considered the case as per agenda and handed over the original file to the representative of DIPP present in the meeting for examination and comments. In view of this Committee decided to defer the case for re-listing on 21.08.2008.

 

 

 

10

Case No.:19/17/84-ALC3/2008

Party Name:PAM-PAC MACHINES PVT. LTD.,

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Transferred

HQ File :01/84/050/00205/AM09/

RLA File :03/95/040/00158/AM09/

Lic.No/Date:0310472594
30.05.2008

Decision: The Committee considered the case as per agenda alongwith other relevant papers and observed that this case was EDI generated and import/export items against A/A in question fall under the purview of DES-I Section (NC-I). It was therefore decided to transfer the case to DES-I Section.

 

 

 

11

Case No.:20/17/84-ALC3/2008

Party Name:LAKHANI APPAREL PVT.LTD.

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Rejected

HQ File :01/84/050/00206/AM09/

RLA File :05/24/040/00104/AM09/

Lic.No/Date:0510221383
02.06.2008

Decision: The Committee considered the case as per agenda alongwith other relevant papers and observed that applicant firm have neither given calculation sheet (size-wise) nor specification, drawing, CAD/CAM/Laymarker/Measurement etc of the export items, in absence of which it is not possible to compute the requirement of inputs . Therefore, Committee was constrained to reject the request of firm.

RLA may take suitable consequential action accordingly.

 

 

 

 

 

12

Case No.:26/17/84-ALC3/2008

Party Name:KITEX GARMENTS LIMITED

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Deferred

HQ File :01/84/050/00212/AM09/

RLA File :10/24/040/00214/AM08/

Lic.No/Date:1010029686
03.06.2008

Defer Date:

21.08.2008

Decision: The Committee considered the case as per agenda and handed over the copy of relevant details to the representative of DC (MSME) present in the meeting for examination and comments. It was also decided to refer the case to TC, Mumbai for their examination & comments. In view of this Committee decided to defer the case for re-listing on 21.08.2008.

 

 

 

13

Case No.:28/17/84-ALC3/2008

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

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Deferred

HQ File :01/84/050/00214/AM09/

RLA File :02/24/040/00063/AM09/

Lic.No/Date:0210113212
03.06.2008

Defer Date:

21.08.2008

Decision : The Committee considered the case as per agenda alongwith other relevant papers and decided to call for the following information/documents from the firm:-

 

(i)                 Details of the indigenous inputs alongwith their quantity;

(ii)               Justification for the use of item of import in the export product;

In view of this Committee decided to defer the case for re-listing on 21.08.2008.

 

 

14

Case No.:22/17/84-ALC3/2008

Party Name:NANDKISHORE MASTURLAL & SONS.,

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Rejected

HQ File :01/84/050/00208/AM09/

RLA File :07/24/040/00111/AM09/

Lic.No/Date:0710057761
06.06.2008

Decision: The Committee considered the case as per agenda alongwith other relevant papers and observed that flow chart submitted by the firm is not specific. Firm have also not given measurement, calculation sheet, drawing, design in absence of which it is not possible to compute the requirement of inputs. Further, description of export item and import item does not appear to be correct. In view of the above Committee was constrained to reject the case.

RLA may take suitable consequential action accordingly.

 

 

 

 

15

Case No.:25/17/84-ALC3/2008

Party Name:KANTI FLOOR FURNISHERS

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Rejected

HQ File :01/84/050/00211/AM09/

RLA File :10/24/040/00008/AM09/

Lic.No/Date:1010029707
06.06.2008

Decision: The Committee considered the case as per agenda alongwith other relevant papers and observed that applicant firm have neither mentioned the type of rubber nor composition of export import and net content of rubber, in absence of which it is not possible to compute the requirement of inputs. Therefore, Committee was constrained to reject the request of firm.

RLA may take suitable consequential action accordingly.

 

 

 

16

Case No.:29/17/84-ALC3/2008

Party Name:CHINAR FORGE LIMITED

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Deferred

HQ File :01/84/050/00215/AM09/

RLA File :30/24/040/00014/AM09/

Lic.No/Date:3010056600
09.06.2008

Defer Date:

21.08.2008

Decision: The Committee considered the case as per agenda and handed over the copy of relevant details to the representative of DIPP present in the meeting for examination and comments. In view of this Committee decided to defer the case for re-listing on 21.08.2008.

 

 

 

17

Case No.:30/17/84-ALC3/2008

Party Name:JCT LIMITED

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Rejected

HQ File :01/84/050/00216/AM09/

RLA File :30/24/040/00015/AM09/

Lic.No/Date:3010056679
13.06.2008

Decision: The Committee considered the case as per agenda alongwith other relevant papers and observed that applicant firm have neither given specification of export and import items nor design, calculation sheet, in absence of which it is not possible to compute the requirement of inputs. Therefore, Committee was constrained to reject the request of firm.

RLA may take suitable consequential action accordingly.

 

 

 

 

 

 

18

Case No.:1/17/84-ALC3/2008

Party Name:DIGJAM LIMITED

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Approved

HQ File :01/84/050/00187/AM09/

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

Lic.No/Date:2410021617
08.07.2008

Decision : The Committee considered the case as per agenda and in consultation with the representatives of technical authorities present in the meeting decided to ratify the advance authorization as per detailed below:-

Export item

Export Qty.

Import item

Qty. allowed

Dyed polyester/wool blended fabrics with elastomer yarn, Wool 315.92 Kg, Polyester tow -387.72 kgs and Elastomer yarn-14.36 kg

718 kgs

1) Scoured Wool

 

(2) Polyester Tow

(3) Elastomer Yarn

1) 413.22 Kgs.

 

2) 453 Kgs.

 

3) Net to net with accountability clause.

The R.A. shall be advised to take necessary action subject to compliance of other usual conditions.

 


 

 

19

Case No.:2/17/84-ALC3/2008

Party Name:DIGJAM LIMITED

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Approved

HQ File :01/84/050/00188/AM09/

RLA File :24/24/040/00008/AM09/

Lic.No/Date:2410021618
08.07.2008

Decision: The Committee considered the case as per agenda and in consultation with the representatives of technical authorities present in the meeting decided to ratify the advance authorization as per detailed below:-

Export item

Export Qty.

Import item

Qty. allowed

Dyed polyester/wool blended fabrics with elastomer yarn, Wool 1594.965 Kg, Polyester tow - 1299.602 kgs and Elastomer yarn-59.073 kg

2953.640 kgs

1) Scoured Wool

 

(2) Polyester Tow

(3) Elastomer Yarn

1) 413.22 Kgs.

 

2) 453 Kgs.

 

3) Net to net with accountability clause.

The R.A. shall be advised to take necessary action subject to compliance of other usual conditions.

 

 

20

Case No.:3/17/84-ALC3/2008

Party Name:DIGJAM LIMITED

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Approved

HQ File :01/84/050/00189/AM09/

RLA File :24/21/040/00033/AM09/

Lic.No/Date:2410021619
08.07.2008

Decision: The Committee considered the case as per agenda and in consultation

with the representatives of technical authorities present in the meeting decided

to ratify the advance authorization as per detailed below:-

Export item

Export Qty.

Import item

Qty. allowed

Dyed wool fabrics with elastomer yarn, Wool 1594.965 Kg, Polyester tow - 1299.602 kgs and Elastomer yarn-59.073 kg

3014.450 kgs

Scoured Wool

 

3942.90 Kgs.

 

 

The R.A. shall be advised to take necessary action subject to compliance of other usual conditions.

 

 

 

 

 

 

 

 

 

21

Case No.:4/17/84-ALC3/2008

Party Name:SUBBAROW APPARELS,

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Deferred

HQ File :01/84/050/00190/AM09/

RLA File :04/24/040/00094/AM09/

Lic.No/Date:0410097036
08.07.2008

Defer Date:

21.08.2008

Decision : The Committee considered the case as per agenda and handed over the copy of relevant details to the representative of DC(MSME) present in the meeting for examination and comments. In view of this Committee decided to defer the case for re-listing on 21.08.2008.

 

 

 

 

22

Case No.:5/17/84-ALC3/2008

Party Name:SAS INTERNATIONAL,

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Approved

HQ File :01/84/050/00191/AM09/

RLA File :04/24/040/00098/AM09/

Lic.No/Date:0410097076
09.07.2008

Decision: The Committee considered the case as per agenda and in consultation with the representatives of technical authorities present in the meeting decided to ratify the advance authorization taking cue from SION, J-225 as per detailed below:-

Export item

Export Qty.

Import item

Qty. allowed

Cashmere Knitwears

2500 kgs

Scoured fine Animal Hair (Dehaired Cashmere)

3500 Kgs.

 

The R.A. shall be advised to take necessary action subject to compliance of other usual conditions.

 


 

23

Case No.:6/17/84-ALC3/2008

Party Name:SAS INTERNATIONAL,

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status: Approved

HQ File :01/84/050/00192/AM09/

RLA File :04/24/040/00097/AM09/

Lic.No/Date:

0410097080
09.07.2008

Decision: The Committee considered the case as per agenda and in consultation with the representatives of technical authorities present in the meeting decided to ratify the Advance Authorization issued in this case by allowing 5% wastage on import item as detailed below: -

S.

No

Export Product

Export Qty.

Import Item

Qty. allowed

1

Silk/Cashmere Blended Shawls, Scarves, Mufflers (45% Silk/55% Cashmere)

6000 Kgs.

Spun Silk Yarn

2835 Kgs.

Yarn of Fine Animal Hair of Cashmere (Carded)

3465 Kgs.

The R.A shall be advised to take necessary action subject to compliance of other usual conditions.

 

 

 

 

24

Case No.:7/17/84-ALC3/2008

Party Name:ADITYA BIRLA NUVO LIMITED.,

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Approved

HQ File :01/84/050/00193/AM09/

RLA File :02/24/040/00097/AM09/

Lic.No/Date:0210114795
14.07.2008

Decision: The Committee considered the case as per agenda alongwith other relevant papers and in consultation with representatives of technical authorities present in the meeting decided to ratify the advance authorization issued in this case as applied for as detailed below: -

Export item

Export Qty.

Import item

Qty. allowed

Grey/dyed finished modacrylic blended fabrics containing modacrylic (216 kgs) and cotton (144 kgs)

360 kgs

1) Acrylic fibre modacrylic staple fibre

 

2) Raw cotton

1) 228.96 Kgs

 

 

2) 191.520 Kgs

The R.A shall be advised to take necessary action subject to compliance of other usual conditions.

 

 

 

 

 

 

 

25

Case No.:8/17/84-ALC3/2008

Party Name:SKY INDUSTRIES LIMITED

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Deferred

HQ File :01/84/050/00194/AM09/

RLA File :03/95/040/00012/AM09/

Lic.No/Date:0310478557
14.07.2008

Defer Date:

21.08.2008

Decision: The Committee considered the case as per agenda alongwith other relevant papers and decided to link the similar case of the firm wherein norms have been fixed by NC.

 

It was therefore decided to defer the case for re-listing on 21.08.2008.

 

 

 

26

Case No.:9/17/84-ALC3/2008

Party Name:SKY INDUSTRIES LIMITED

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status: Deferred

HQ File :01/84/050/00195/AM09/

RLA File :03/95/040/00006/AM09/

Lic.No/Date:0310478572
14.07.2008

Defer Date:

21.08.2008

Decision: The Committee considered the case as per agenda alongwith other relevant papers and decided to link the similar case of the firm wherein norms have been fixed by NC.

 

It was therefore decided to defer the case for re-listing on 21.08.2008.

 

 

 

27

Case No.:13/17/84-ALC3/2008

Party Name:VEEKAY POLYCOATS LTD.

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Transferred

HQ File :01/84/050/00199/AM09/

RLA File :05/24/040/00252/AM09/

Lic.No/Date:0510223813
14.07.2008

Decision: The Committee considered the case as per agenda alongwith other relevant papers and observed that this case was EDI generated and import/export items against A/A in question fall under the purview of DES-VII Section (NC-7). It was therefore decided to transfer the case to DES-VII Section.

 

 

 

 

 

 

 

 

 

28

Case No.:10/17/84-ALC3/2008

Party Name:ADITYA BIRLA NUVO LIMITED.,

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Approved

HQ File :01/84/050/00196/AM09/

RLA File :02/24/040/00100/AM09/

Lic.No/Date:0210114840
15.07.2008

Decision: The Committee considered the case as per agenda alongwith other relevant papers and in consultation with representatives of technical authorities present in the meeting decided to ratify the advance authorization issued in this case by allowing 2% wastage on import item on repeat basis as detailed below:-

Export item

Export Qty.

Import item

Qty. allowed

100% Flax/Linen Yarn auto cone spliced

12000 Kgs

100% Flax/Linen Yarn upto 80 LEA/NM

12240 Kgs.

The R.A. shall be advised to take necessary action subject to compliance of other usual conditions.

 

 

 

 

29

Case No.:11/17/84-ALC3/2008

Party Name:KESH KNITWEAR PRIVATE LIMITED

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:Case Added

HQ File :01/84/050/00197/AM09/

RLA File :31/24/040/00113/AM09/

Lic.No/Date:3110034418
15.07.2008

Defer Date:

Decision: The Committee considered the case as per agenda alongwith other relevant papers and in consultation with representatives of technical authorities present in the meeting decided to ratify the advance authorization issued in this case by allowing 5% wastage on import item as detailed below:-

Export item

Export Qty.

Import item

Qty. allowed

100% VW merino knitted sweaters (446.69 Kgs)

1007 Pcs

100% VW merino fine NM 30/2 yarn

469.024 Kgs.

The R.A. shall be advised to take necessary action subject to compliance of other usual conditions.

 

 

 

 

 

 

30

Case No.:12/17/84-ALC3/2008

Party Name:SCOTTS GARMENTS LIMITED,

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Deferred

HQ File :01/84/050/00198/AM09/

RLA File :07/24/040/00172/AM09/

Lic.No/Date:0710058558
15.07.2008

Defer Date:

21.08.2008

Decision : The Committee considered the case as per agenda and other relevant details to the representative of DC(MSME) present in the meeting for examination and comments. In view of this Committee decided to defer the case for re-listing on 21.08.2008.

 

 

 

31

Case No.:14/17/84-ALC3/2008

Party Name:GAURAV INTERNATIONAL

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Deferred

HQ File :01/84/050/00200/AM09/

RLA File :05/24/040/00251/AM09/

Lic.No/Date:0510223820
15.07.2008

Defer Date:

21.08.2008

Decision : The Committee considered the case as per agenda and other relevant details to the representative of DC(MSME) present in the meeting for examination and comments. In view of this Committee decided to defer the case for re-listing on 21.08.2008.

 

 

 

 

 

32

Case No.:15/17/84-ALC3/2008

Party Name:MATRIX CLOTHING PVT. LTD.

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Deferred

HQ File :01/84/050/00201/AM09/

RLA File :05/24/040/00249/AM09/

Lic.No/Date:0510223844
15.07.2008

Defer Date:

21.08.2008

Decision : The Committee considered the case as per agenda and other relevant details to the representative of DC(MSME) present in the meeting for examination and comments. In view of this Committee decided to defer the case for re-listing on 21.08.2008.

 

 

 

 

 

 

 

33

Case No.:16/17/84-ALC3/2008

Party Name:MAHAVIR SPINFAB PRIVATE LIMITED

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Deferred

HQ File :01/84/050/00202/AM09/

RLA File :06/24/040/00019/AM09/

Lic.No/Date:0610013679
16.07.2008

Defer Date:

21.08.2008

Decision : The Committee considered the case as per agenda and other relevant details to the representative of DC(MSME) present in the meeting for examination and comments. In view of this Committee decided to defer the case for re-listing on 21.08.2008.

 

 

 

34

Case No.:17/17/84-ALC3/2008

Party Name:GANESH POLYTEX LTD.,

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Approved

HQ File :01/84/050/00203/AM09/

RLA File :06/24/040/00018/AM09/

Lic.No/Date:0610013697
17.07.2008

Decision: The Committee considered the case as per agenda alongwith other relevant papers and in consultation with representatives of technical authorities present in the meeting decided to ratify the advance authorization issued in this case allowed as applied for.

 

The R.A shall be advised to take necessary action subject to compliance of other usual conditions.

 

 

 

 

35

Case No.:18/17/84-ALC3/2008

Party Name:PIONEER EMBROIDERIES LTD

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status: Deferred

HQ File :01/84/050/00204/AM09/

RLA File :03/95/040/00332/AM09/

Lic.No/Date:0310479087
17.07.2008

Defer Date:

21.08.2008

Decision : The Committee considered the case as per agenda alongwith other relevant papers and decided to link the report of team of officers, who visited the unit of the firm and case has been decided earlier. It was therefore decided to defer the case for re-listing on 21.08.2008.

 

 

 

 

 

 

36

Case No.:35/17/84-ALC3/2008

Party Name:FENNER CONVEYOR BELTING PVT. LTD.

Meet No/Date:17/84-ALC3/2008
24.07.2008

Status:

Deferred

HQ File :01/84/050/00221/AM09/

RLA File :35/81/040/00001/AM08/

Lic.No/Date:3510024238
21.07.2008

Defer Date:

21.08.2008

Decision: The Committee considered the case as per agenda alongwith other relevant papers and decided to link the similar case of the firm wherein norms have been fixed by NC.

 

It was therefore decided to defer the case for re-listing on 21.08.2008.




Manual Cases.

Case No.227

Reference received from Grievance Redressal Committee M/s. Cotton Jersey, Noida.

NC 17/09 dt. 24.7.2008

F.No.01/84/162/209/AM09/DES-V

Regarding amendment in import licence for Target Plus Scheme.

Decision: The Committee considered the case as per agenda alongwith other relevant papers and the Committee observed that the Target Plus Scheme as indicated by the applicant is for the year 2005-06. The Shipping Bill No.56788 dated 19.8.2005 indicate as Cotton/Silk & Velvet skirt. As per the representation of applicant, they are seeking finalization on Cotton/Silk and velvet blended fabric as an input. The Committee decided that the Cotton/Silk Fabric blended as well as cotton/silk velvet blended fabric have nexus with the export product. Hence, the case may be transferred to the Policy Division.

 

 

Case No.228

M/s. Chelsea Mills.

NC 17/09 dt. 24.7.2008

F.No.01/84/50/722/AM08

Ratification of input output norms against Advance Authorisation No.0510175922 dated 7.2.2006 under Para 4.7 of HBP (Vol.I) 2004-2009.

Decision: The Committee considered the case as per agenda and alongwith other relevant papers and observed that this case is under examination of DC(MSME) and comments are still awaited from them. It was therefore decided to defer the case for re-listing on 21.08.2008.


 

Case No.229

M/s. Chelsea Mills.

NC 17/09 dt. 24.7.2008

F.No.01/84/162/352/AM08

Ratification of input output norms against Advance Authorisation No.0510204724 dated 11.6.2007 under Para 4.7 of HBP (Vol.I) 2004-2009.

Decision: The Committee considered the case as per agenda and alongwith other relevant papers and observed that this case is under examination of DC(MSME) and comments are still awaited from them. It was therefore decided to defer the case for re-listing on 21.08.2008.

 

Case No.230

M/s. Gartex Insta Apparels.

NC 17/09 dt. 24.7.2008

F.No.01/84/50/527/AM07

Ratification of input output norms against Advance Authorisation No.0710050295 dated 26.2.2007 under Para 4.7 of HBP (Vol.I) 2004-2009.

Decision: The Committee considered the case as per agenda and in consultation with the representatives of technical authorities present in the meeting decided to ratify the Advance authorization issued in this case on the basis of written comments of DC (MSME) conveyed vide their U.O NO. 37(5)/208/2006-07/Hosy. dated 23.07.2008 as detailed below: -

(1) In the item of import No. 1, the fabric having specifications 60X60X/84X72, GSM-65 (30877.47 Sq mtrs.) appears to be correct and the fabric having specifications 60X60/20X20, GSM-240 appears to be incorrect as the fabric having GSM-240 cannot be woven with cotton yarn count 60, with 20X20 Reed & Pick. In view the above, Committee decided to seek clarification from firm with regard to the specifications of fabric 60X60/20X20, GSM-240 mentioned in import item No.1 before taking a final view in this case. The case stands deferred for re-listing on 21.08.2008.

 

Firm may be informed accordingly.

 


 

Case No.231

M/s. Gopal Clothing Co. Pvt. Ltd.

NC 17/09 dt. 24.7.2008

F.No.01/84/162/1195/AM08

Ratification of input output norms against Advance Authorization No.0510213129 dated 6.12.2007 under Para 4.7 of HBP (Vol.I) 2004-2009.

Decision: The Committee considered the case as per agenda and in consultation with the representatives of technical authorities present in the meeting decided to ratify the Advance authorization issued in this case on the basis of written comments of DC (MSME) conveyed vide their U.O NO.37(5)/31/2008-09/Hosy. dated 23.07.2008 as detailed below: -

Export Product

Import Item

Qty. allowed

Ladies 98% cotton 2% spandex woven blouse. (Style No. 05636 30011 112811)

98% cotton 2% spandex 3/1 stretch twill woven denim fabric, GSM-235+/-10%

1.90 Sq mtrs./Pc

The GSM should match in both import & export.

The R.A shall be advised to take necessary action subject to compliance of other usual conditions.

 

Case No.232

M/s. Bhilad Textile Industries Pvt. Ltd.

NC 17/09 dt. 24.7.2008

F.No.01/84/162/1149/AM08

Ratification of input output norms against Advance Authorisation No.0310454980 dated 20.12.2007 under Para 4.7 of HBP (Vol.I) 2004-2009.

Decision: The Committee considered the case as per agenda alongwith other relevant papers and observed that in this case applicant firm have failed to furnish the information/documents called for by DGFT vide letter dated 5.6.2008. Hence, Committee was constrained to reject the case.

RLA may take suitable consequential action accordingly.

 


 

Case No.233

M/s. Bhilad Textile Industries Pvt. Ltd.

NC 17/09 dt. 24.7.2008

F.No.01/84/162/1148/AM08

Ratification of input output norms against Advance Authorisation No.0310454982 dated 20.12.2007 under Para 4.7 of HBP (Vol.I) 2004-2009.

Decision: The Committee considered the case as per agenda alongwith other relevant papers and observed that in this case applicant firm have failed to furnish the information/documents called for by DGFT vide letter dated 5.6.2008. Hence, Committee was constrained to reject the case.

RLA may take suitable consequential action accordingly.

 

Case No.234

M/s. Bombay Rayon Fashions Ltd.

NC 17/09 dt. 24.7.2008

F.No.01/84/50/254/AM07

Ratification of input output norms against Advance Authorisation No.0310397797 dated 1.9.2006 under Para 4.7 of HBP (Vol.I) 2004-2009.

Decision: The Committee considered the case as per agenda alongwith other relevant papers and observed that the comments called for from T.C., Mumbai are still awaited. It was therefore decided to remind them and defer the case for re-listing on 21.08.2008.

 

 

Case No.235

M/s. Bombay Rayon Fashions Ltd.

NC 17/09 dt. 24.7.2008

F.No.01/84/50/259/AM08/DESV

Ratification of input output norms against Advance Authorisation No.0310426252 dated 11.4.2007 under Para 4.7 of HBP (Vol.I) 2004-2009.

Decision: The Committee considered the case as per agenda alongwith other relevant papers and observed that the comments called for from T.C., Mumbai are still awaited. It was therefore decided to remind them and defer the case for re-listing on 21.08.2008.

 

 

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