( 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. 36 (RE-05)/2004-2009

NEW DELHI, DATED 9 JANUARY , 2006

 

S.O.(E) - In exercise of powers conferred by Section 5 of the Foreign Trade (Development & Regulation) Act, 1992 (Sl.No.66) read with Para 1.3, 2.1 & 2.29 of the Foreign Trade Policy, 2004-2009 (as amended from time to time), the Central Government hereby makes the following amendments against entries in Sl. No.48 in Chapter 12 of Schedule 2 of ITC(HS) Classifications of Export and Import Items, 2004-2009 : -

 
Existing Entry

 

S.No.

Tariff Item HS Code

Unit

Item Description

Export Policy

Nature of Restriction

48

1202 10 00

Kg

Groundnuts (Peanuts) exported to European Union

Free

Compulsory registration of contracts with APEDA, alongwith controlled Aflatoxin level certificate given by agencies / laboratories nominated by APEDA.

 
Amended Entry

 

S.No.

Tariff Item HS Code

Unit

Item Description

Export Policy

Nature of Restriction

48

1202 10 00

Kg.

Groundnuts (Peanuts) and their products, exported to European Union.

Free

Compulsory registration of contracts with APEDA, alongwith controlled Aflatoxin level certificate given by agencies / laboratories nominated by APEDA.

 

2. 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 F.No.01/91/180/ 978/AM06/PC-III)

 

 

F.No.01/91/180/978/AM06/PC-III

Dated : 9 January , 2006

Copy to all concerned

By order, etc.

 

 

(S.K.Shrivastava)

Dy. Director General of Foreign Trade