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. 5 (RE-2001)/1997-2002

NEW DELHI: 31st March, 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 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. The following shall be added after paragraph 11 of Chapter 1A: General notes regarding import policy, of ITC(HS) Classifications of Export and Import Items, 1997-2002:

 

12. Import of alcoholic beverages as classified under Chapter 22 of ITC(HS) Classifications of Export and Import Items, 1997-2002, shall be subject to compliance of various mandatory requirements as stipulated by various State Governments.

 

This issues in Public Interest.

 

 

( N.L. LAKHANPAL)

Director General of Foreign Trade and ex-officio

Additional Secretary to the Government of India

 

 

 

 

(O.P. HISARIA)

Dy. Director General of Foreign Trade