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.  11 /(RE-2007) / 2004-2009

NEW DELHI, DATED 03 July, 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 Import Licensing Notes of Chapter 84 of the ITC (HS) Classifications of Export and Import Items 2004-2009:

 

“1. Import of Power Tillers shall conform to the emission norms as notified by Ministry of Shipping, Road Transport & Highways (Department of Road Transport & Highways) Notification No. G.S.R. 589 (E) dated 16.9.2005.”

 

 

2.         This issues in public interest.             

                                                 

                                                                                                                                                                                                                                                                                    Sd/-                 (R. S. GUJRAL)

DIRECTOR GENERAL OF FOREIGN TRADE

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

 

 

[Issued from F.No. 01/93/180/051/AM07/PC-I(B)]