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.  18 ( RE-2003 )/ 2002-2007

NEW DELHI, THE  6th   AUGUST, 2003.

 

 

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 1.1, 2.1 and 2.4 of  the Export and Import Policy, 2002-2007, the Central Government hereby makes the following  amendments  in the  Schedule 2 ITC(HS) Classification of Export and Import  items , 2002-2007.

 

2.         In the list of companies indicated in  appendix 5B of the Notification No. 3 ( RE-2003)/2002-2007 dated 31st March, 2003 , the names of the following two companies are  added  at  S. No. 16 and 17.

 

S. No. 16.   M/s  Fertilizers and Chemicals Travancore  Ltd., Cochin

S. No. 17    M/s Gujarat Narmada Valley Fertilizer Company Ltd., Bharuch.

 

  This issues in Public interest.

 

 

( L. MANSINGH )

DIRECTOR GENERAL  OF FOREIGN TRADE

AND  EX-OFFICIO ADDITIONAL SECRETARY TO THE GOVT. OF INDIA

 

 

 

Copy to all concerned, by order etc.

 

 

( M.C. Jauhari )

Jt. Director General  of Foreign Trade