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. 9(RE-2004)/ 2004-2009

NEW DELHI  DATED  THE  10TH DECEMBER,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 Paragraphs 1.2, 2.1 and 2.4 of the Foreign Trade Policy, 2004-2009, the Central Government hereby makes the following amendments in Schedule 2 of the ITC (HS) Classification of Export and Import Items, 2004-2009: -

 

2.         The structural formula of HCFC 124 given against entry No.122 in Annexure C in Chapter 29 may be corrected to read as CHFClCF3 instead of CH2HF4Cl.

 

3.     This issues in Public Interest.

 

 (K.T. CHACKO)

DIRECTOR GENERAL OF FOREIGN TRADE

AND EX-OFFICIO ADDITIONAL SECRETARY TO THE GOVT. OF INDIA

 

 

 

(Issued from F.No. 01/91/171/47/AM05/PC-III)