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

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE AND INDUSTRY

DEPARTMENT OF COMMERCE

DIRECTORATE GENERAL OF FOREIGN TRADE

 

NOTIFICATION No.  28  (RE- 2004 )/2004-2009

NEW DELHI DATED THE   7th MARCH, 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 of  the Foreign Trade Policy, 1st September, 2004 –31st March, 2009,  the Central Government hereby makes the following amendments in the “ITC(HS) Classifications of Export and Import Items 1st September, 2004 –31st March, 2009” as under:

 

2                 The condition stipulated in Column 5 against S. Nos. 39 & 40 of Chapter 5 to Schedule 2 of the “ITC(HS) Classifications of Export and Import Items 1st September, 2004 –31st March, 2009”  shall be relaxed for a period of six months from the date of Publication of this Notification to allow export of Shavings of Shed Antlers of Chital and Sambhar and Manufactured Articles of Shavings of Shed Antlers of Chital and Sambhar.

 

 

 

 

(K.T. CHACKO)

DIRECTOR GENERAL OF FOREIGN TRADE

 

 

(Issued from F.No. 01/91/180/975/AM05/PC-III)