(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.  67   (RE – 2007)/2004-2009

NEW DELHI, DATED: The 27th December, 2007

 

Subject: Regulation of Export of Ketamine

 

          S.O. (E)       In exercise of powers conferred by Section 5 read with Section 3(2) of the Foreign Trade (Development & Regulation) Act, 1992 (No. 22 of 1992) and also read with Para 1.3 and Para 2.1 of the Foreign Trade Policy, 2004-2009, the Central Government hereby adds the following entry in Chapter 30 of  Schedule 2 of ITC (HS) Classifications of Export and Import Items (1st September, 2004-31st March, 2009) as amended from time to time.

 

2.       The new entry shall be as follows :

 

Sl.No.

Tariff Item

HS Code

Unit

Item/Description

Policy

Nature of Restrictions

126A

3003 90 36

3004 90 96

Kg

Ketamine

Free

Export allowed subject to obtaining No Objection Certificate from Narcotics Commissioner

 

3.      This issues in Public Interest.

(R.S. GUJRAL)

Director General of Foreign Trade and

Ex-Officio Additional Secretary to the Government of India

 

 

(Issued from File No. 01/91/162/357/AM’99/PC-III)