/

 

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. 15 (RE-2001)/1997-2002

NEW DELHI: 21st June, 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 Notification No. 44(RE-2000)/1997-2002 dated 24th Nov, 2000 :-

 

Not withstanding anything contained in the Appendix V to the aforementioned notification, import of cylinders to be used exclusively in the CNG Kits for automobiles, will be exempted from the conditions at paragraph 6 of the aforementioned notification (Registration of manufacturer exporter with BIS). However, this exemption shall be applicable only on such cylinders, import of which has been approved by Chief Controller of Explosives, Nagpur.

 

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