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. 25(RE-2001)/1997-2002

NEW DELHI: 24th 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 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 valves/valve fittings to be used exclusively in the cylinders for  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 valves/valve fittings, 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