TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRAORDINARY PART-II, SECTION-3, SUB-SECTION (ii)

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE AND INDUSTRY

DEPARTMENT OF COMMERCE

 

NOTIFICATION NO.19 (RE-2003)/ 2002-2007

NEW DELHI  DATED  THE 18th  AUGUST,2003

 

 

S.O. (E) In exercise of powers conferred by Section 5 of the Foreign Trade (Development & Regulation) Act, 1992 (No.22 of 1992) read with Paragraph 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 ITC(HS) Classification of Export and Import Items 2002-2007 and as further amended vide Notification No.3 dated 31.03.2003:-

 

2.         In Table B of Schedule 2 of the said ITC(HS), the following items at code No. 2614 and 2617 shall be made freely exportable and consequently the said entries shall be deleted. 

  A.

 

Policy before amendment.

 

Code

Item Description

Policy

Nature of Restriction

2614

Rare Earths, ores concentrates and compounds of Monazite

Restricted

Export permitted under licence

 

 

* Policy after amendment

 

Code

Item Description

Policy

Nature of Restriction

2614

Rare Earths, ores concentrates and compounds of Monazite

Free

    -

 

 

-2-

 

B. 

Policy before amendment

 

Code

Item Description

Policy

Nature of Restriction

2617

Other minerals containing the following substances as accessory ingredients including:

 

(i)       Samerskite

 

(ii) Uraniferrous allanite  Radium ores and concentrates

Restricted

Export permitted under licence

 

** Policy after amendment

 

Code

Item Description

Policy

Nature of Restriction

2617

Other minerals containing the following substances as accessory ingredients including:

 

(i)       Samerskite

 

(ii) Uraniferrous allanite  Radium ores and concentrates

Free

      -

 

 

Explanatory Notes

 

*     Monazite is a mineral of rare earth phosphate and contains uranium    and thorium.  It is a prescribed substance and will be controlled as per the provisions of Atomic Energy Act, 1962.

**    These minerals/substances contain uranium and/or thorium and will be dealt as prescribed substances as per the provisions of the Atomic Energy Act, 1962.

 

This issues in Public interest.                                

                                                       

 

( L. MANSINGH  )

DIRECTOR GENERAL OF FOREIGN TRADE

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