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. 36  (RE-2003)/2002-2007

                                              NEW DELHI, the  19th  March, 2004

 

 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 as amended  from time to time , the Central Government hereby makes the following amendments  in the ITC(HS) Classification of Export and Import items, 2002-2007  and as amended from time to time:-

 

         Against Code No. 2505 i.e.  “Sand and Soil” the details of export to Maldives of Stone Aggregates and River Sand ( in Col. 4 i.e.  nature of restriction ) will be amended to read as follows:-

 

Code        Item description           Policy                Nature of restriction

 

2505        Sand and Soil            Restricted           Export to Maldives permitted as per

                                                           ceiling mentioned below subject to issue

                                                           of No Objection Certificate within the

                                                           annual ceiling by the Chemical and Allied

     Product Export Promotion Council ( CAPEXIL)

     who shall monitor the ceiling and  send a quarterly

      report to Policy Cell-III in DGFT.

 

(a)   For the financial year 2004-2005

( On  annual basis )

 

                           Stone Aggregate :  1,90,000MTs

                           River Sand          :  2,10,000 MTs

 

2.    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.