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.  65 (RE-2007) / 2004-2009

NEW DELHI, DATED 26 DECEMBER, 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.         In second paragraph of Condition 6 of Chapter I A (General Notes to Import Policy) of the ITC (HS) Classifications of Export and Import Items 2004-2009 notified vide Notification No. 23 dated 14th August, 2007 and amended vide Notification No. 26 dated 5th September, 2007, M/s MMTC Limited/ M/s Tamil Nadu Cements Corporation Ltd. (TANCEM), wherever appearing, shall be substituted by the following:

 

            M/s MMTC Limited/ M/s Tamil Nadu Cements Corporation Ltd. (TANCEM)/ M/s Puducherry Agro Service and Industries Corporation Ltd. (PASIC)”

 

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. 01/89/180/Mon 5852/AM03/PC-IA)