TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRAORDINARY

PART-II, SECTION-3, SUB SECTION (ii)

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE AND INDUSTRY

 

NOTIFICATION No 24  / 2002-07

NEW DELHI: the  15th  January, 2003

 

In exercise of powers conferred by Section 5 of the Foreign Trade (Development and Regulation) Act, 1992 (No. 22 of 1992) read with paragraph 1.1 of the Export and Import Policy, 2002-07, the Central Government hereby amends/corrects the Export and Import Policy, 2002-07 as under:

 

1)    Para 6.9 (h) is amended as under:

“Supplies of Information Technology (ITA-I) items and notified non ITA-I items, provided that the items are manufactured in the unit and attract zero rate of basic customs duty.”

( This amendment permits the counting of DTA sales  of certain non ITA-I items as given in S.No 9 of Appendix 14 B of Handbook ( Vol 1) to be counted for NFEP/ EP under the EOU/ EPZ/ EHTP/ STP scheme.)

2)    Para 7.8 ( vii) is amended as under:

“Supplies of Information Technology (ITA-I) items and notified non ITA-I items, provided that the items are manufactured in the unit and attract zero rate of basic customs duty.”

( This amendment permits the counting of DTA sales  of certain non ITA-I items as given in S.No 9 of Appendix 14 B of Handbook ( Vol 1) to be counted for NFEP under the SEZ scheme.)

 

 

This issues in public interest.

 

 

 

 

(L.Mansingh)

Director General of Foreign Trade

Ex officio Addl Secretary to the Government of India

 

 

 

(A.B.Menon)

Dy. Director General of Foreign Trade

(F.No: 01/94/180/20/AM03/PC-IV)