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.  25(RE-2003)/ 2002-2007

NEW DELHI DATED THE  19th DECEMBER, 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 and  2.4 of the Export and Import Policy, 2002-2007, the Central Government hereby makes the following amendment in the “ITC (HS) Classifications of Export and Import Items, 2002-2007” as amended from time to time:-

 

2.                    With regards to export of Niger Seeds to USA at Code No. 1207 in Schedule 2 of ITC (HS) Classification, the following new STEs may be added at S.No. 6 and 7 after S.No. 5.

 

(6)          Spices Trading Corporation Ltd., (STCL), Bangalore.

(7)   Karnataka State Co-operative Marketing Federation Ltd.,  (KSCMF)

 

3.       The existing terms and conditions shall be applicable in respect of these agencies.

 

4.         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.