(TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRAORDINARY PART-II SECTION-3, SUB SECTION (ii)

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE & INDUSTRY

DEPARTMENT OF COMMERCE

 

NOTIFICATION NO.       16(RE- 2007)/2004-2009

NEW DELHI, DATED         25th JULY , 2007

 

S.O.(E) -          In exercise of powers conferred by Section 5 of the Foreign Trade (Development and Regulation) Act, 1992 (No.22 of 1992)  read with Para 1.3 and 2.1 of the Foreign Trade Policy 2004-2009 , the Central Government hereby makes the  following amendments against entries at Sl.No.78, Chapter 26 of Schedule 2 of ITC(HS) Classifications of Export and Import Items, 2004-2009 as amended from time to time :-

 

Existing Entry

S.No.

Tariff Item HS Code

Unit

Item Description

Export Policy

Nature of Restriction

78

2601 12 10

Kg

Iron Ore Pellets manufactured by Kudremukh Iron Ore Company Limited out of concentrates produced by it.

 

STE

Kudremukh Iron Ore Company Ltd, Bangalore.

 

Amended Entry

S.No.

Tariff Item HS Code

Unit

Item Description

Export Policy

Nature of Restriction

78

2601 12 10

Kg

Iron Ore Pellets manufactured by Kudremukh Iron Ore Company Limited.

STE

Kudremukh Iron Ore Company Ltd, Bangalore.

 

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 File No.01/91/171/13/AM07/PC-III )