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. 32/(RE-2003) / 2002-2007

NEW DELHI, Dated 6th February, 2004

 

S.O. (E) - In exercise of powers conferred by Section 5 of the Foreign Trade (Development and Regulation) Act, 1992 (No.22 of 1992) read with Paragraph 2.1 of the Export and Import Policy – 2002-07, as amended from time to time, the Central Government hereby amends the ITC (HS) Classification of Export and Import Items, 2002-07 as under:

 

Exim Code

Item Description

Policy

Condition relating to the policy

49070020

Bank notes           

Restricted

Import by banks and dealers authorized by RBI will not require a licence by DGFT. Other condition of RBI will apply.

 

This issues in public interest. 

 

                                               

 (L.MANSINGH)

Director General of Foreign Trade and

ex-officio Additional Secretary to the Government of India

 

Copy to all concerned.