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

NEW DELHI

 

NOTIFICATION No. 9 (RE-2005)/2004-2009

NEW DELHI DATED THE 21st JUNE, 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 1.3 of  the Foreign Trade Policy, 2004-2009, as amended, the Central Government hereby makes the following amendments in the “ITC(HS) Classifications of Export and Import Items 2004-2009” : -

 

2.        The H.S. Code No.2302 20 10 against Sl.No.71 of Chapter 23 under Heading “ Residues and Waste from the Food Industries, Prepared Animal Fodder” in Schedule – 2, Export Policy stands deleted to make “De-oiled Rice Bran” freely exportable.

 

3.        This will have retrospective effect from 12.04.2005

 

4.         This issues in public interest.

 

 

(K.T. Chacko)

Director General of Foreign Trade &

Ex officio Addl. Secretary to Government of India.

 

 

 

(Issued From F.No. 01/91/171/16/AM04/PC-III)