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

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE AND INDUSTRY

DEPARTMENT OF COMMERCE

DIRECTORATE GENERAL OF FOREIGN TRADE

 

NOTIFICATION No. 37 (RE-2004)/2002-2007

NEW DELHI DATED THE  26th  MARCH , 2004

 

          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, 2.4 and 2.29 of  the Export and Import Policy, 2002-2007 (as amended from time to time), the Central Government hereby makes following amendments in the “ITC(HS) Classifications of Export and Import Items 2002-2007”.

 

           The entry at Code No. 4401 in Table B of Schedule 2 may be amended to the extent of making Muli Bamboo free for export till 31st March, 2007 which is as  follows:

 

The Export Policy before amendment:

   

 

Code

 

(1)

Item Description

 

(2)

Policy

 

(3)

Nature of Restriction

 

(4)

4401

Wood and wood products in the form of logs, timber, stumps, roots, bark, chips, powder, flakes, dust, pulp and charcoal except sawn timber made exclusively out of imported  logs/timber (subject to conditions specified at code 4402)

Prohibited         

 

 

 

 

Not permitted to be exported

 

 

 

 

The Export Policy after amendment:

 

 

4401(i)

 

 

 

 

 

 

 

 

 

 

 

 

4401(ii)

Wood and wood products in the form of logs, timber, stumps, roots, bark, chips, powder, flakes, dust, pulp and charcoal except sawn timber made exclusively out of imported logs/ timber (subject to conditions specified at code 4402) except the item at 4401 (ii) below.

 

Muli Bamboo (Melocanna                                      baccifera)          

 

                               

 

Prohibited         

 

 

 

 

 

 

 

 

 

 

 

Free till 31st March, 2007

 

Not permitted to be exported.

 

 

 

 

 

 

 

 

 

 

 

Subject to observance of Transit Rules of the concerned State Forest Departments under the Indian Forest Act, 1927.

 

2.       This issues in public interest.

 

 

(L. Mansingh)

Director General of Foreign Trade &

Ex officio Addl. Secretary to Government of India.

 

 

 

 

Copy to all concerned, by order etc.