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.   18(RE-2001)/1997-2002

NEW DELHI  the   2nd July, 2001

 

 

S.O(E)  In exercise of powers conferred by Section 5 of the Foreign Trade (Development and Regulation) Act, 1992 (No.22 of 1992) read with paragraph  1.3 and Paragraph 4.11  of the Export and Import Policy, 1997-2002 (incorporating amendments made upto 31.3.2001), the Central Government hereby makes the following amendment in the ITC(HS) Classifications of Export and Import Items, 1997-2002 (incorporating amendments made upto 31st August, 1998) and as amended from time to time:-

 

The entry relating to ‘raw cotton’ at code No.5201 in Table B of Schedule 2 and S.No.18 of Appendix 1 to Schedule 2 may be deleted.”

 

2.                 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, by order etc.

 

(A.K.Srivastava)

Dy.Director General of Foreign Trade

                             For Director General of Foreign Trade