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.  17  (RE-2007)/2004-09

 Dated:  26th July, 2007

 

S.O. (E) In exercise of powers conferred under 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 makes the following amendments in Schedule-I (Imports) to the ITC (HS) Classifications of Export and Import Items, 2004-09:

                                                                               

 

1.   Import Licensing Note no, (2) inserted at the end of Chapter 25 will be amended to read as follows:

      

     “Import of marble will be subject to the conditions laid down in Policy Circular No. 01 (RE-07)/2004-2009 dated 26.07. 2007.”

 

2.         Import Licensing Note no, (3) will be inserted at the end of Chapter 25 and will read as follows:

       

     “Import of dolomite and limestone of a size higher than one cubic feet, classified under any Exim Code of this Chapter shall be restricted.”

 

3.         This issues in pubic interest.

Sd/- 

(R. S. Gujral)

Director General of Foreign Trade and

Ex-officio Additional Secretary to the Government of India

 

 

(Issued from File No. 212/38/AM-07/ PCIA)