TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRAORDINARY

PART-I, SECTION-1

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE AND INDUSTRY

DEPARTMENT OF COMMERCE

 

NOTIFICATION NO.11 (RE-2004)/2004-2009

 

NEW DELHI DATED THE 16TH 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, 2.4 and 2.9 of the Foreign Trade Policy, 2004-2009, the Central Government hereby makes the following amendments in Appendix 3 to Schedule 2 (Export Policy) of the ITC(HS) Classification of Export and Import Items, 2004-2009 notified under Notification No.2 dated 31.8.2004 : -

 

(i)     The following entries may be added in category 3 D after entry 3 D 003

 

3 D 004: Equipment related to P3, P4 facilities such as protective suits and

          class III safety cabinets.

 

3 D 005: Complete containment facilities at P3, P4, containment level as

           specified in the WHO biosafety manual.

 

(ii)    The description of entry at 5 F may be amended to read as follows

 

Existing entry

 

5 F “Micro-light Aircraft and powered hang-gliders”.

 

Amended entry

 

5 F “Micro-light Aircraft and powered hang-gliders and their parts”.

 

 

2.     This issue in Public Interest.

 

 

 

(K. T. CHACKO)

Director General of Foreign Trade

and Ex-officio Additional Secretary to the Government of India