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.   23  (RE-2005)/2004-09

                                         NEW DELHI: Dated:    31st 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, 2004-09, the Central Government hereby makes the following amendments in Schedule-I (Imports) to the ITC (HS) Classifications of Export and Import Items, 2004-09:

                                                                               

 

  1.  The  Policy conditions of the following Exim Codes  will be amended:

 

Exim Code

Item Descriptions

Policy

Policy conditions

25151100

Crude or roughly trimmed

Restricted

Import will be subject to Import Licensing Notes No.(2) of the Chapter.

25151210

Blocks

Restricted

Import will be subject to Import Licensing Notes No.(2) of the Chapter.

25151220

Slabs

Restricted

Import will be subject to Import Licensing Notes No.(2) of the Chapter.

25151290

Other

Restricted

Import will be subject to Import Licensing Notes No.(2) of the Chapter.

68021000

Tiles,cubes…powder

Free

Import permitted freely provided cif value is US$ 2700 & above per cubic metre

68022110

Marble blocks/tiles

Free

Import permitted freely provided cif value is US$ 2700 & above per cubic metre

68022120

Marble monumental block

Free

Import permitted freely provided cif value is US$ 2700 & above per cubic metre

 

2. Import Licensing Note no, (2) will be inserted at the end of Chapter 25 and will read as follows:

      

     “Import of marble will be subject to the conditions laid down in Policy Circular 24 (RE-05)/2004-2009 dated 30.08.2005.”

 

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. 01/53/8/75/AM02/K-7/ILS)