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.  31 (RE-2005) / 2004-2009

NEW DELHI, DATED    19th  October, 2005

 

 

S.O. (E)    In exercise of powers conferred by Section 5 of the Foreign Trade (Development and Regulation) Act, 1992 (No.22 of 1992) read with paragraph 1.3 of the Foreign Trade Policy, 2004-09 as amended from time to time, the Central Government hereby makes the following amendments:

 

1.         The Paragraph of Para 2.17 will be amended to read as follows:

 

“Import of second hand capital goods, including refurbished/ re-conditioned spares shall be allowed freely. However, second hand personal computers/laptops, photocopier machines, air conditioners, diesel generating sets will only be allowed against a license issued in this behalf.”

 

 

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.01/94/162/270/AM06/PC-1A)