TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRAORDINARY

PART-II, SECTION-3, SUB SECTION (ii)

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE & INDUSTRY

DEPARTMENT OF COMMERCE

 

NOTIFICATION NO. 38(RE-2000)/1997-2002

NEW DELHI: 16th October 2000

 

S.O (E) - In exercise of powers conferred under section 5 of the Foreign Trade (Development and Regulation) Act, 1992 read with paragraph 1.3 and 4.1 of the Export and Import Policy, 1997-2002, the Central Government hereby makes the following amendments in the ITC (HS) Classifications of Export and Import Items, 1997-2002 published on 31st March, 1997 (RE-98) as amended from time to time, namely

 

2. After amendment the following will read as under: -

 

Exim Code No.

Item description

Policy

Conditions relating to the policy

Import under SIL/Public Notice

262030 00

Ashes and Residue containing mainly copper

 

 

 

262030 01

Brass dross

 

 

 

 

3.              Following new entries will be inserted at the end of appropriate Exim Code:

 

Exim Code No.

Item description

Policy

Conditions relating to the policy

Import under SIL/Public Notice

262030 01.10

Brass dross containing lead equal to or less than 1.25%

Free

Import permitted to units registered with Ministry of Environment and Forests, Govt. of India

 

262030 01.90

Brass dross containing lead above 1.25%

Restricted

Import permitted against a licence and only for the purpose of processing or reuse as per Import Licensing Note 1 on Hazardous Waste below.

 

 

262030 02

Copper oxide mill scale

Free

Import permitted to units registered with Ministry of Environment and Forests, Govt. of India

 

262030 03

Copper Reverts, Cake and Residue

 

 

 

262030 03.10

Copper Reverts, Cake and Residue containing lead and cadmium equal to or less than 1.25% and 0.1% respectively

Free

Import permitted to units registered with Ministry of Environment and Forests, Govt. of India

 

262030 03.90

Copper Reverts, Cake and Residue containing lead and cadmium greater than 1.25% and 0.1% respectively

Restricted

Import permitted against a licence and only for the purpose of processing or reuse as per Import Licensing Note 1 on Hazardous Waste below

 

 

 

 

 

This issues in Public Interest.

 

 

Sd/-

(N. L. LAKHANPAL)

Director General of Foreign Trade and ex-officio

Additional Secretary to the Government of India

 

Copy to all concerned.

 

 

(O.P. HISARIA)

Dy. Director General of Foreign Trade