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. 21(RE-2005)/2004-09

     NEW DELHI:      18th  August, 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, 2004-2009, the Central Government hereby amends the ITC (HS) Classifications of Export and Import Items, 2004-2009 as under:

 

1.       The condition No.16 of Chapter IA (General Notes to Import Policy) as amended by Notification No.19(RE-2005)/2004-09 dated 11.8.2005, the Sl.No.(vi) may be corrected to read as live pig and pig meat products instead of  “ five pig and pig meat products”.

 

 

          This issues in Public Interest.

 

 

 

(K.T.CHACKO)

Director General of Foreign Trade and

ex-officio Additional Secretary to the Government of India

  

 

(Issued from File No. 01/89/180/Misc.77/AM04/PC-1A)