/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. 10 /2002-2007

NEW DELHI:  12th July, 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-86 of the said ITC(HS) Classification of Export & Import items, 2002-2007, a new  import licensing note shall be inserted as follows:-

 

Import licensing notes:

(1) The Exim entry under ITC(HS) Code No. 86090000 in this Chapter shall also include “second hand marine containers” and imports thereof shall be free.

 

This issues in public interest.

                                                                                                           

Sd/-

                                                                                                                       

 ( N.L. LAKHANPAL)

Secretary and Director General of Foreign Trade 

 

 

Copy to all concerned.

 

 

(S.K. BHARDWAJ)

Deputy Director

 

 

 

(Issued from F.No. 01/93/180/M-013/AM03)