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.  41 /(RE-2003)/2002-07

NEW DELHI, DATED the   26th   April, 2004

 

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 makes the following amendments to Import Licensing Notes to Chapter 87 of ITC (HS) Classification of Export and Import Items 2002- 07:

 

1.          Paragraph 2(II)(d): The import of new vehicles shall be permitted through the Customs Port at Nhava Sheva, Kolkata, Chennai, ICD- Tughlakabad and Delhi Air Cargo, Mumbai Port.

 

                    This issues in Public interest.

 

 

(L. MANSINGH )

DIRECTOR GENERAL OF FOREIGN TRADE &

 EX-OFFICIO ADDITIONAL SECRETARY TO THE GOVT. OF INDIA

 

(Issued from F.No. 01/93/180/1483/AM03/PC-I(B))