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. 8 (RE-2007) / 2004-2009

NEW DELHI, DATED 11th June, 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 of the ITC (HS) Classification of Export and Import Items, 2004-09 as under:-

 

1.                 The policy condition to Exim Code 8473 30 stands deleted.

 

2.                 This issues in public interest.

 

 

Sd/-

(B.S.Meena)

Director General of Foreign Trade

And Ex-Officio Additional Secretary to the Govt. of India

 

 

(Issued from File No. 01/93/180/M-110/AM05/PC-IB)