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. 12 (RE-2001)/1997-2002

NEW DELHI: 08.05.2001

 

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

 

1. Import of items as indicated at Sl. No. 164 to 191 of Annexure to Notification No.11(RE-2001)/97-02 dated 2.5.2001, shall be allowed from the following seaports, in addition to the Seaports/Airports/ICDs indicated in the paragraph 1 of the aforementioned notification:

 

Seaports:Bedi, Haldia, Kakinada, Kandla, Marmagoa, New Mangalore, Mundra and Jamnagar.

 

This issues in public interest.

 

( S.N.Menon)

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