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.  4/2002-2007

NEW DELHI:    15th  May, 2002

 

S.O              (E) - In exercise of powers conferred under section 5 of the Foreign Trade  (Development  and Regulation) Act, 1992  read with paragraph 2.1 of the Export and Import Policy, 2002-2007, the Central Government hereby makes the following amendments in the ITC(HS) Classifications of Export and Import Items , 2002-2007 published on 31st March, 2002  as amended from time to time, namely- at the end of Chapter-85 of the said ITC(HS) Classification of Export & Import items, 2002-2007, the following import licensing note shall be inserted as follows:-

 

Import licensing notes:

 

(1) In respect of only the items covered under the erstwhile Code 852520 09 in the previous ITC (HS) Classification 1997-2002 viz. “Other radio communication equipment including VHF, UHF and microwave communication equipment”, the Condition relating to the Policy would (continue to) read as follows-“Not permitted to be imported except against a licence to be issued by the WPC Wing of Ministry of Communication”.

 

This issues in public interest.

                                                                                                           

 

                                                                                                                       

 ( N.L. LAKHANPAL)

Director General of Foreign Trade and

Ex-Officio Secretary to the Government of India

 

Copy to all concerned.

 

 

(A.K.Sinha)

Dy. Director General of Foreign Trade