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. 47 (RE-2005)/2004-09

NEW DELHI : Dated : 17TH February, 2006

 

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 of the ITC (HS) Classification of Export and Import Items, 2004-09.

 

2. After amendment the following entry would read as under :-

 

Exim Code

Item description

Policy

Policy conditions

29031300

Chloroform (Trichloromethane)

Free

 

29031920

Trichloroethane

Restricted

Import permitted as per Licensing Note No. 1 of the Chapter.

 

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.58/AM0-06/PC-!A)