(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. 85  (RE-2007)/2004-2009

NEW DELHI, THE  17th MARCH, 2008

 

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 to the ITC(HS) Classifications of Export and Import items, 2004-2009 as amended from time to time :

 

            With effect from 17.3.2008, the following new entry shall be inserted after entry at Sl. No.67 in Chapter 15 under Schedule 2 of ITC(HS) : -

 

Sl. No.

Tariff Item

HS Code

Unit

Item description

Export Policy

Nature of Restriction

67A

Codes pertaining to all edible oils under Chapter 15 of Schedule I

Kg.

All edible oils under Chapter 15 of Schedule I

Prohibited

Not permitted to be exported

 

2.         Transitional arrangements allowed under Para 1.5 of the Foreign Trade Policy, 2004-2009, shall, in public interest, not be applicable to the ban imposed above.

 

3.         The ban imposed vide this Notification shall be applicable for one (1) year from the date of this Notification.

 

4.           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. 01/91/180/1846/AM08/Export Cell)