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. 13(RE-2001)/1997-2002

 NEW DELHI:21st May 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

 

“Notification no. 11(RE-2001)/97-2002 dated 02.05.2001 and Notification No. 12 (RE-2001) dated 08.05.2001 stand withdrawn.”

         

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