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

DIRECTORATE GENERAL OF FOREIGN TRADE

 

 

NOTIFICATION NO. 7 (RE-2007)/2004-2009

NEW DELHI DATED THE  5th JUNE, 2007

 

 

S.O.(E)        In exercise of powers conferred by Section 5 of the Foreign Trade (Development & Regulation) Act, 1992 read with paragraph 2.1 of the Foreign Trade Policy, 1st September, 2004 – 31st March, 2009 as amended from time to time, the Central Government hereby makes the following amendments in the “ITC(HS) Classifications of Export and Import Items 1st September, 2004 – 31st March, 2009” as under :-

 

          The condition stipulated in Column 5 against Sl. No.154(a) of Chapter 44 of Schedule 2 of the “ITC(HS) Classifications of Export and Import Items 1st September, 2004 – 31st March, 2009” shall be relaxed for a period of one month with effect from the date of issue of export licence to allow export of 354.98 MT of A, B, C and D grades of Red Sanders Wood, in the form of log obtained from Government of Andhra Pradesh through auction.

 

2.       This issues in the public interest.

 

 

 

(B. S. MEENA)

DIRECTOR GENERAL OF FOREIGN TRADE

AND EX-OFFICIO ADDITIONAL SECRETARY TO THE GOVERNMENT OF INDIA

 

 

(Issued from F.No.01/91/180/968/AM06/PC-III)


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