( TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRAORDINARY PART I SECTION I )

( TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRAORDINARY PART I SECTION I )

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE & INDUSTRY

DEPARTMENT OF COMMERCE

(DIRECTORATE GENERAL OF FOREIGN TRADE)

 

NOTIFICATION  NO. 2 / 2004-2009

NEW DELHI , DATED THE  31ST AUGUST, 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 2.1

 of the Foreign Trade Policy, 2004-2009, the Central Government hereby notifies Schedule 2 (Export Policy) of the “ITC (HS) Classification of Export and Import Items”.

 

1.   The items of Export mentioned in Schedule 2 of the said ITC(HS) including amended entries are assigned  8 digits of ITC(HS) Codes and the classifications of items are divided into Chapters in line with Schedule 1 containing items of import.

 

2.      New Appendices 1, 2 and 4 are substituted in addition to existing Appendix 3.

 

3.  Export Policy indicated against each item of export and the conditions wherever applicable to those items in amended Schedule 2 of ITC(HS) will supercede any earlier Export Policy/ condition for that item if it is not consistent with this Notification.

 

3.      The amended Schedule 2 of ITC(HS) is annexed.

 

5.      This will be effective from September 1, 2004.

 

6.      This issues in Public Interest.

                                                                                                                     

 

              

( G.K.Pillai  )

                                                                                Addl. Secretary to Government of India and Director General of Foreign Trade

Copy to all concerned;

By orders etc.

 

 

 

( Issued from F. No. 01/91/171/47/AM-04/PC.III )

 

 

 

File No.01/91/171/47/AM04/PC-III

 

Copy by order etc., to all concerned.

 

 

 

(A.K.Srivastava)

Dy.Director General of Foreign Trade