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. 4 /(RE-2007) / 2004-2009

NEW DELHI, DATED 1st May, 2007

 

 

S.O. (E) -  In exercise of powers conferred by 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 amends Schedule – I (Imports) of the ITC (HS) Classifications of Export and Import Items, 2004-09 as under:

 

1.         The following paragraph shall be inserted as a provision under sub-para 2 of existing Condition 6 of Chapter I A (General Notes to Import Policy) of the ITC (HS) Classifications of Export and Import Items 2004-2009:

 

“Provided that in so far as import of Cement is concerned, the conditions a) and b) above shall remain suspended till 31.03.2008 and condition c) would read as:            

 

c)             Items are procured from pre-identified sources, which have been given a license to use ISI Mark in accordance with Foreign Manufacturers’ Certification Scheme of BIS. “

 

 

2.         This issues in public interest.             

                                                 

                                                                                                                                                                                                                                                                        sd/-                                          (BHAWANI SINGH  MEENA)

DIRECTOR GENERAL OF FOREIGN TRADE

AND EX-OFFICIO ADDITIONAL SECRETARY TO THE GOVT. OF INDIA

 

 

(Issued from F.No. 01/89/180/Mon 5852/AM03/PC-IA)