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

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE & INDUSTRY

DEPARTMENT OF COMMERCE

 

NOTIFICATION  NO. 13 /(2004-2009)
NEW DELHI DATED THE  31st 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 Paragraph  2.1 and 2.29 of the Foreign Trade Policy, 2004-2009, the Central Government hereby makes the following amendments in the Table A of Schedule 2 of ITC(HS) Classifications of Export and Import items, 2004-2009:-

 

          The entry at Sl. No.2 of Table-A under heading “ Goods Falling in More than One Chapter of ITC (HS) Classification” may be deleted with effect from January 01, 2005.

 

2.     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/AM04/PC-III)

 

Copy to all concerned .

 

(A.K. Srivastava)

DY. DIRECTOR GENERAL OF FOREIGN TRADE

 

 

(Issued from F.No. 01/91/171/47/AM04/PC-III)