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. 24(RE-2001)/1997-2002

NEW DELHI: 14th August, 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 14 of Chapter 1A (General notes regarding import policy) of ITC(HS) Classifications of Export and Import Items, 1997-2002:

"(15) Import of Whale shark (Rhincodon typus) and parts and products of this species shall be restricted."

3. Under schedule 2 table A the following clauses shall be inserted in the end:

Code no.

Item description

Policy

Nature of restriction

0016

Whale shark (Rhincodon typus) and parts and products of this species

Restricted

Export permitted against licence.

This issues in Public Interest.

 

Sd/-

( 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