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

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE AND INDUSTRY

DEPARTMENT OF COMMERCE

 

NOTIFICATION NO.  16 (RE-2005) / 2004-2009

NEW DELHI, DATED  26th  July, 2005

 

 

S.O. (E) - In exercise of powers conferred by 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 amends the ITC (HS) Classification of Export and Import Items 2004-09 as under:

 

            The Import Policy of the following items shall be amended to read as follows:

 

Exim Code

Item Description

Policy

Policy Conditions

12099190

Other 

Free

Import subject to conditions at Licensing Note (4) below.

     12099910

Fruit seeds for planting   or sowing

Free

Import subject to conditions at Licensing Note (4) below.

 

 

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 File No.01/93/180/M -31/AM05/PC-1.A)