TO BE PUBLISHED IN THE GAZETTEE OF INDIA EXTRAORDINARY PART-II, SECTION-3, SUB SECTION(ii)

 

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE AND INDUSTRY

DEPARTMENT OF COMMERCE

 

NOTIFICATION NO.  43 (RE-2001)/1997-2002

NEW DELHI  DATED  THE  24th   DECEMBER,2001

 

S.O.(E)   In exercise of powers conferred by Section 5 of the Foreign Trade (Development & Regulation) Act,1992 (No.22 of 1992) read with Paragraph 1.3 and  4.11 of the Export and Import Policy,1997-2002 (incorporating amendments made upto 31.3.2001), the Central Government hereby makes the following amendments 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:-

 

 

                In respect of Code No. 1207 relating to Niger Seeds for export  to USA in Table B of Schedule2, the name of the ‘National Dairy  Development Board ( NDDB)’  appearing   at S. No. 2  under Column  4  shall be  substituted  by  ‘ Dhara Vegetable Oil and Foods  Company Ltd., ( DOFCO)’ , at the same S. No. as one of the State Trading Enterprises for export of Niger Seeds to USA.

  

 

 

2.                    This issues in public interest.

 

 

(N.L. LAKHANPAL)

Director General of Foreign Trade

and ex-officio Additional Secretary to  Government of India

 

 

Copy to all concerned, by order etc.

 

 

 

(A. K. SRIVASTAVA)

Dy. Director General of Foreign Trade