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. 12  (RE-2005)/2004-09

NEW DELHI: Dated:        4th    July, 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 Chapter-93, Schedule-I (Imports) to the ITC(HS) Classifications of Export and Import Items, 2004-09:

 

1.  After amendment the Exim Code 9304 00 00 shall be read as under:

 

Exim Code

Item Descriptions

     Policy

      Policy conditions

 

9304 00 00

Other Arms (for example, spring, air or gas guns and pistols, truncheons), excluding those of heading 9307

    Restricted

      However, import of  0.177 bore air guns   and air pistols will be free for shooters registered with  Rifle Clubs or District/State/ National Rifles Association . 

 

 

 

 

 

2.  Import Licensing Note No.(1) will amended to read as follows:

 

“Import of arms is permitted against a license to renowned shooters/rifle clubs for their own use on the recommendation of Department of Youth Affairs and Sports, Government of India . However,  import of  0.177 bore air guns   and air pistols will be free for shooters registered with  Rifle Clubs or District/ State/ National Rifles Association.” 

 

3.         This issues in pubic interest.

 

 

(K.T. CHACKO)

Director General of Foreign Trade and

Ex-officio Additional Secretary to the Government of India

 

 

(Issued from File No. 01/93/180/M-46/AM05/PCI(B)