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. 47 (RE-2001)/1997-2002

NEW DELHI, the 12TH February, 2002

 

S.O.(E) In exercise of the powers conferred by Section 5 of the Foreign Trade (Development & Regulation) Act, 1992 (No.22 of 1992) read with Paragraphs 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) Classification of Export and Import items, 1997-2002 (incorporating amendments made upto 31st August, 1998 ) and as amended from time to time:-

 

2.  Code No.2610 of Schedule 2 Table B of the ITC(HS) Classification of Export and Import items, 1997-2002 may be amended to include following new entry after 2610(c):

 

Code

Item Description

Policy

Nature of Restriction

2610

(d) Low Silica friable/fine Chromite ore with Cr2O3 in the range of 52-54% and Silica exceeding 4%

State Trading Enterprises(s)

Export through MMTC Limited.

2.      This issues in public interest.

 

(N. L. LAKHANPAL)

DIRECTOR GENERAL OF FOREIGN TRADE

AND EX-OFFICIO SECRETARY TO THE GOVT. OF INDIA

 

Copy to all concerned, by order etc.

 

( A.K.SRIVASTAVA )

DY. DIRECTOR GENERAL OF FOREIGN TRADE