/ADVANCE COPY/

 

TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRAORDINARY

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

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE

 

NOTIFICATION NO.   49 (RE-2000)/ 1997-2002

NEW DELHI,  7th February, 2001

 

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 allows import  of articles intended for donation for  the relief and rehabilitation of the people affected by the Earth Quake in the State of Gujarat, ‘Freely’, subject to the conditions specified in Department of Revenue circular  No.7/2001-Cus. dated 27.01.2001.  However, the items, import of which is ‘Prohibited’ as per the book titled , ITC(HS) Classifications of Export and Import Items,  shall not be allowed to be imported.

 

                This issues in Public Interest.

 

 

                                                                                                (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