(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.40(RE-2007)/2004-2009

NEW DELHI, THE†† 22nd††OCTOBER 2007

 

S.O.(E)         In exercise of the powers conferred by Section 5 of the Foreign Trade (Development & Regulation) Act, 1992 (No.22 of 1992) read with Para 1.3 and Para 2.1 of the Foreign Trade Policy, 2004-2009, the Central Government hereby makes the following amendments in Notification No.38 (RE-2007) 2004-09 dated 15.10.2007.

 

2.†††††††† The entry atS.No.45AA in Chapter 10 under Schedule 2 of ITC(HS) Classification of Export and Import Items stands substituted as under: -

 

Sl. No.

Tariff Item HS Code

Unit

Item Description

Export Policy

Nature of Restriction

45AA

1006 30 20

 

Kg

Basmati Rice including (Dehusked (Brown), semi milled, milled both in either par-boiled or raw condition).

Free

Exports to Russian Federation permitted subject to pre-shipment quality certification issued by Sri Ram Institute for Industrial Research or any other agency as may be notified from time to time.

 

 

3.           This issues in Public Interest.

 

 

 

(R.S. GUJRAL)

Director General of Foreign Trade

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

 

(Issued from F.No.01/91/180/846/AMí08/PC-III)