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.  20 /(2004-2009)
NEW DELHI DATED THE   28th JANUARY,2005

 

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 as amended from time to time, the Central Government hereby makes the following amendments in the Schedule 2 of ITC(HS) Classification of Export and Import items, 2004-2009:-

 

In Chapter 25 of Schedule 2, the following may be added after export licensing note (a) :-

(b)    For the financial year 2005-2006

            (on annual basis)

 

             Stone Aggregate: 1,90,000 MT

                          River Sand: 2,10,000 MT

 

 

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. 01/91/180/1099/AM00/PC-III)