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. 25 /2004-09

                             NEW DELHI: Dated:  22nd  February, 2005

 

S.O. (E)           In exercise of powers conferred under section 5 of the Foreign Trade (Development and Regulation) Act, 1992 read with paragraph 2.1 of the Foreign Trade Policy, 2004-09, the Central Government hereby makes the following amendments in the ITC(HS) Classifications of Export and Import Items, 2004-09 .

 

1.      The following shall be added in Chapter 1-A : General notes regarding import policy:

 

1 c. Clearance of waste oil/sludge derived from the normal course of a ship’s operation and covered by the MARPOL Protocol will be allowed without a license only to those persons who are registered with the Ministry of Environment and Forests or the Central Pollution Control Board, as the case may be, for re-processing waste. Such waste oil/ sludge will conform to the definition in schedule 3 of the Hazardous Waste (Management and Handling) Amendment Rules,2003.

 

     This issues in public interest.

 

 

 

(K.T. CHACKO)

Director General of Foreign Trade and

ex-officio Additional Secretary to the Government of India

 

Copy to all concerned.

 

(Issued from File No. 01/89/180/32/AM05/PCIA)