/ADVANCE COPY/

 

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. 34 (RE-2001)/1997-2002

NEW DELHI: 15th October,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

 

1.After amendment the following will read as under:

 

Exim Code No.

Item Description

Policy

Conditions relating to the policy

Import under SIL/ Public Notice

120300 00

Copra.

State Trading Enterprise

Imports allowed through STC subject to Para 4.8 of Exim Policy

 

151311 00

Crude oil

State Trading Enterprise

Imports allowed through STC subject to Para 4.8 of Exim Policy

 

151319 00

Other

State Trading Enterprise

Imports allowed through STC subject to Para 4.8 of Exim Policy

 

 

 

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

 

(Issued from file No.01/89/180/00220/AM02/)