POLHEAD.JPG (19098 bytes)

NOTIFICATIONS

NOTIFICATION NO

DATE

SUBJECT

 

01(RE-2008)/2004-2009 

11.04.2008 

 Foreign Trade Policy,2004-2009 incorporating the Annual Supplement as undated on 11th April,2008.

02(RE-2008)/2004-2009 

11.04.2008 

 Amendment in Column 6 against  Sl. No. 147 in Chapter 44 regarding ‘Wood and Articles of Wood; Wood Charcoal’ of Schedule2 –Export Policy of ITC(HS) Classification of Export and Import Items, 2004-2009.

03(RE-2008)/2004-2009 

11.04.2008 

 Prohibition on export of Edible Oils-Relaxation-regarding.

04(RE-2008)/2004-2009 

11.04.2008 

 Ban on export of Cement.

05(RE-2008)/2004-2009 

15.04.2008 

 Ban on export of Cement-Relaxation regarding supplies to SEZ.

06(RE-2008)/2004-2009 

24.04.2008 

 Amendment in Public Notice No 5(RE2008)/2004-09 dated 17.4.2008

07(RE-2008)/2004-2009 

08.05.2008 

 Amendment in Schedule – I (Imports) of the ITC (HS) Classifications of Export and Import Items, 2004-09

08(RE-2008)/2004-2009 

13.05.2008 

 Amendment to Notification No 38 (RE-2007)/2004-2009 dated 15.10.07 read with Notification No 93(RE-2008)/2004-2009 dated 1.4.2008 as amended from time to time

09(RE-2008)/2004-2009 

15.05.2008 

 Amendment to Notification No 38 (RE-2007)/2004-2009 dated 15.10.07 read with Notification No 93(RE-2008)/2004-2009 dated 1.4.2008 as amended from time to time

10(RE-2008)/2004-2009 

15.05.2008 

 Amendment to Notification No 15 (RE-2006)/2004-2009 dated 27.06.06 read with Notification No 91(RE-2008)/2004-2009 dated 1.4.2008 as amended from time to time

11(RE-2008)/2004-2009 

15.05.2008 

 Amendment to Notification No 85 (RE-2007)/2004-2009 dated 17.03.08 as amended vide Notification No 92 (RE-2007)/2004-2009 dated 1.4.08 read with Notification No 3(RE-2008)/2004-2009 dated 11.4.2008

12(RE-2008)/2004-2009 

21.05.2008 

 Amendments to Notification No 4 (RE-2008)/2004-2009 dated 11.04.08 read with Notification No 5 dated 15.04.2008

13(RE-2008)/2004-2009 

27.05.2008 

 Amendments to Notification No 4 (RE-2008)/2004-2009 dated 11.04.08 read with Notification No 12 dated 21.05.2008

14(RE-2008)/2004-2009 

04.06.2008 

 Amendments in Schedule-1(Imports) of the ITC(HS) Classifications of Export and Import Items, 2004-09. 

15(RE-2008)/2004-2009 

04.06.2008 

 Amendments in Schedule-1(Imports) of the ITC(HS) Classifications of Export and Import Items, 2004-09. 

16(RE-2008)/2004-2009 

26.06.2008 

 Amendments to the ITC(HS) Classifications of Export and Import Items, 2004-09 – export of Guar gum to European Union. 

17(RE-2008)/2004-2009 

27.06.2008 

 Amendments in schedule-1(Imports) to the ITC(HS) Classifications of Export and Import Items, 2004-09

18(RE-2008)/2004-2009 

30.06.2008 

 Amendments in schedule-1(Imports) to the ITC(HS) Classifications of Export and Import Items, 2004-09

19(RE-2008)/2004-2009 

30.06.2008 

 Amendments in schedule-1(Imports) to the ITC(HS) Classifications of Export and Import Items, 2004-09

20(RE-2008)/2004-2009 

01.07.2008 

 Amendment of Para 1.4 under Chapter-1A of the Foreign Trade Policy 2004-09

21(RE-2008)/2004-2009 

01.07.2008 

 Amendment  in Paragraph 6.5 of the Foreign Trade Policy 2004-09

22(RE-2008)/2004-2009 

03.07.2008 

 Amendments in schedule-1(Imports) to the ITC(HS) Classifications of Export and Import Items, 2004-09

23(RE-2008)/2004-2009 

08.07.2008 

 Amendments in Chapter 12 of  schedule-2 of  the ITC(HS) Classifications of Export and Import Items, 2004-09

24(RE-2008)/2004-2009 

18.07.2008 

 Amendments in the Notification No. 22 dated 3.7.2008 regarding ban on export of Maize-  Para 1.5 of FTP  regarding.

25(RE-2008)/2004-2009 

21.07.2008 

 Amendments in the Notification No. 22 dated 3.7.2008 read with Notification No 24 (RE-2008)/2004-2009 dated 18.07.2008

26(RE-2008)/2004-2009 

22.07.2008 

Amendments in the schedule-2, Table B  of  the ITC(HS) Classifications of Export and Import Items, 2004-09 for insertion of  Chapter 52 S. No. 161A for Cotton.

27(RE-2008)/2004-2009 

01.08.2008 

Amendments in the Notification No. 51 dated 14.11.2007 regarding export of Onion.

28(RE-2008)/2004-2009 

05.08.2008 

Amendment in the Notification No.22 (RE-2008)/2004-09 dated 3rd July, 2008, read with Notification No.24 (RE-2008)/2004-2009 dated 18th July, 2008 and Notification No.25 (RE-2008)/2004-2009 dated 21st July, 2008  regarding ban on export of maize.

29(RE-2008)/2004-2009 

06.08.2008 

Amendment in Chapter 8 (Deemed Exports) of the Foreign Trade Policy – 2004 – 09 (updated as on 11.04.2008) by insertion of a new Paragraph 8.5.2

 

30(RE-2008)/2004-2009 

13.08.2008 

Addition in  Para 2.1  of the Foreign Trade Policy 2004-09

31(RE-2008)/2004-2009 

19.08.2008 

Modification of Para 3.12.1 of the Foreign Trade Policy 2004-09

32(RE-2008)/2004-2009 

19.08.2008 

Amendments to Notification No 93 (RE-2007)/2004-2009 dated 15.10.2007 and Notification No 22 (RE-2008)/2004-2009 dated 3.7.2008 as amended from time to time

33(RE-2008)/2004-2009 

19.08.2008 

Substitution of Para 1.1 of Notification No 85 (RE-2007)/2004-2009 dated 17.3.2008 inserted vide Notification No 92 (RE-2007)/2004-2009 dated 1.4.08 and Notification No 3 (RE-2007)/2004-2009 dated 11.4.2008

34(RE-2008)/2004-2009 

19.08.2008 

Amendments in Schedule-2 of the ITC(HS) Classifications of Export and Import Items 2004-2009

35(RE-2008)/2004-2009 

20.08.2008 

Amendments in Schedule-1(Imports0 of the ITC(HS) Classifications of Export and Import Items 2004-2009

36(RE-2008)/2004-2009 

02.09.2008 

Amendment in the Foreign Trade Policy 2004-09

37(RE-2008)/2004-2009 

03.09.2008 

Amendments to Sl. No. 45A of Notification No. 93 dated 1.4.2008 regarding lifting ban on export of PUSA-1121 variety of Non-basmati rice.

38(RE-2008)/2004-2009 

05.09.2008 

Amendments to Sl. No. 45A of Notification No. 37 dated 3.9.2008

39(RE-2008)/2004-2009 

16.09.2008 

Amendments to Notification No. 38 dated 5.9.2008.

40(RE-2008)/2004-2009 

17.09.2008 

Amendments to Notification No. 32 dated 19.8.2008 read with Notification No. 33 dated 8.10.2007 regarding allowing export of Wheat Seeds.

41(RE-2008)/2004-2009 

18.09.2008 

Amendments in Schedule-I (Imports) to the ITC (HS) Classifications of Export and Import Items 2004-09

42(RE-2008)/2004-2009 

18.09.2008 

Amendments in Foreign Trade Policy 2004-09

43(RE-2008)/2004-2009 

23.09.2008 

Amendment in Foreign Trade Policy RE2006 and RE2007:

44(RE-2008)/2004-2009 

23.09.2008 

Amendment in Foreign Trade Policy

45(RE-2008)/2004-2009 

23.09.2008 

Amendments in ITC(HS) Classification of Export and Import Items  2004-09

46(RE-2008)/2004-2009 

24.09.2008 

Amendments in Schedule-I (Imports) of the ITC(HS) Classifications of Export and Import Items  2004-09

47(RE-2008)/2004-2009 

10.10.2008 

Amendments in Schedule-I (Imports) of the ITC(HS) Classifications of Export and Import Items  2004-09

48(RE-2008)/2004-2009 

13.10.2008 

Amendments to Notification No 93 (RE-2007)/2004-2009 dated 01.04.2008 read with Notification No 37 (RE-2008)/2004-09 dated 03.09.2008, Notification No 38 (RE-2008)/2004-09 dated 05.09.2008 and Notification No 39 (RE-2008)/2004-09 dated 16.09.08

49(RE-2008)/2004-2009 

23.10.2008 

Amendments in Schedule-I (Imports) of the ITC(HS) Classifications of Export and Import Items  2004-09

50(RE-2008)/2004-2009 

23.10.2008 

Amendments in Schedule-I (Imports) of the ITC(HS) Classifications of Export and Import Items  2004-09

51(RE-2008)/2004-2009 

29.10.2008 

Amendments with immediate effect in Foreign Trade Policy 2004-2009 (Updated as on 11.04.2008)

52(RE-2008)/2004-2009 

30.10.2008

Amendments in Foreign Trade Policy

53(RE-2008)/2004-2009 

04.11.2008 

Amendments to Notification No 93 (RE-2007)/2004-2009 dated 01.04.2008 read with Notification No 37 (RE-2008)/2004-09 dated 03.09.2008, Notification No 38 (RE-2008)/2004-09 dated 05.09.2008 and Notification No 39 (RE-2008)/2004-09 dated 16.09.08 by substituting Para 2.1.7 added vide Notification no. 48 (RE-2008)/2004-09 dated 1.4.2008.

54(RE-2008)/2004-2009 

05.11.2008 

Amendments in Schedule-I (Imports) of the ITC(HS) Classifications of Export and Import Items  2004-09

55(RE-2008)/2004-2009 

05.11.2008 

Amendments to Notification No.93(RE-2007)/2004-2009 dated 1st April, 2008 read with Notification No. 37 (RE-2008)/2004-09 dated 3rd September, 2008 and Notification No. 38 (RE-2008)/2004-2009 dated 5th September, 2008 and Notification  No. 39 dated 16th September, 2008

56(RE-2008)/2004-2009 

07.11.2008 

Amendments in Schedule-I (Imports) of the ITC(HS) Classifications of Export and Import Items  2004-09

57(RE-2008)/2004-2009 

12.11.2008 

Amendments in Schedule-I (Imports) of the ITC(HS) Classifications of Export and Import Items  2004-09

58(RE-2008)/2004-2009 

14.11.2008 

Amendments in FTP 2004-2009 (RE 2008)

59(RE-2008)/2004-2009 

18.11.2008 

Amendments to Notification No.93(RE-2007)/2004-2009 dated 1st April, 2008 read with Notification No. 37 (RE-2008)/2004-09 dated 3rd September, 2008 and Notification No. 38 (RE-2008)/2004-2009 dated 5th September, 2008, Notification  No. 39 dated 16th September, 2008 and Notification No 55 (RE-2008)/2004-09 dated 5th November, 2008

60(RE-2008)/2004-2009 

20.11.2008 

Permission for export of edible oil in small consumer packs and proposal to allow export of fish oil - regarding

61(RE-2008)/2004-2009 

20.11.2008 

Addition at the end of Para 2 of the Notification No 13 (RE-2008)/2004-09 dated 27th May, 2008 read with Notification No 4(RE-2008)/2004-09 dated 11th April, 2008

62(RE-2008)/2004-2009 

20.11.2008 

Corrigendum to Notification No 59 (RE-2008)/2004-09 dated the 18th November, 2008

63(RE-2008)/2004-2009 

21.11.2008 

Amendments in Schedule-I (Imports) of the ITC(HS) Classifications of Export and Import Items  2004-09

64(RE-2008)/2004-2009 

24.11.2008

Amendments in Schedule – I (Imports) of the ITC (HS) Classifications of Export and Import Items, 2004-09.

65(RE-2008)/2004-2009 

01.12.2008

Amendment in Para 2.1 of the Foreign Trade Policy 2004-2009 added with Notification No 30 dated 13.08.2008

66(RE-2008)/2004-2009 

01.12.2008

Amendments in Schedule – II of the ITC (HS) Classification of Export and Import Items, 2004-09.

67(RE-2008)/2004-2009 

01.12.2008

Extension of the validity of prohibition on import of milk and milk products under Chapter 4 of ITC(HS) from China vide Notification No 46/(RE 2008)/2004-2009 dated 24.09.2008 by another six months from 24.12.2008 to 23.06.2009

68(RE-2008)/2004-2009 

4.12.2008

Amendments in Schedule – I (Imports) of the ITC (HS) Classifications of Export and Import Items, 2004-09.

69(RE-2008)/2004-2009 

05.12.2008 

Amendments to Notification No.93(RE-2007)/2004-2009 dated 1st April, 2008 read with Notification No. 37 (RE-2008)/2004-09 dated 3rd September, 2008 and Notification No. 38 (RE-2008)/2004-2009 dated 5th September, 2008, Notification  No. 39 dated 16th September, 2008, Notification No 55 (RE-2008)/2004-09 dated 5th November, 2008 and Notification No 59 dated 18th November, 2008

70(RE-2008)/2004-2009 

08.12.2008

Amendments in Foreign Trade Policy 2004-2009 (RE-2008)

71(RE-2008)/2004-2009 

10.12.2008

Addition with immediate effect at the end of Paragraph 2 of Notification No. 33(RE-2007)/2004-2009, dated 08.10.2007 (pertaining to prohibition on export of wheat and wheat products)

72(RE-2008)/2004-2009 

16.12.2008

Amendment in Schedule –I (Imports) of the ITC (HS) Classifications of Export and Import Items, 2004-09.

73(RE-2008)/2004-2009 

19.12.2008

Amendments to Notification No.4(RE-2008)/2004-09 dated 11th April, 2008 read with Notification No.5(RE-2008)/2004-09 dated 15th April, 2008, Notification No.12(RE-2008)/2004-09 dated 21st May, 2008, Notification No.13(RE-2008)/2004-09 dated 27th May, 2008 and Notification No.61(RE-2008)/2004-09 dated 20th November, 2008.

74(RE-2008)/2004-2009 

30.12.2008

Amendment in Schedule –I (Imports) of the ITC (HS) Classifications of Export and Import Items, 2004-09.

75(RE-2008)/2004-2009 

06.01.2009

Export of Stone Aggregate and River Sand to Maldives for the year 2009-2010

76(RE-2008)/2004-2009 

07.01.2009

Amendment in Schedule-I (Imports) of the ITC (HS) Classifications of Export and Import Items 2004-09

77(RE-2008)/2004-2009 

09.01.2009

Amendment in Schedule-I (Imports) of the ITC (HS) Classifications of Export and Import Items 2004-09

78(RE-2008)/2004-2009 

14.01.2009

Amendment in Foreign Trade (Development and Regulation) Act, 1992   Foreign Trade Policy, 2004-2009

79(RE-2008)/2004-2009 

14.01.2009

Amendment in Schedule-I (Imports) of the ITC (HS) Classifications of Export and Import Items 2004-09

80(RE-2008)/2004-2009 

16.01.2009

Amendments to Notification No.93(RE-2007)/2004-2009 dated 1st April, 2008 as amended from time to time

81(RE-2008)/2004-2009 

16.01.2009

Amendments  in Schedule – I (imports) of the ITC (HS) Classifications of Export and Import Items, 2004-09.

82(RE-2008)/2004-2009 

23.01.2009

Amendments  in Schedule – I (imports) of the ITC (HS) Classifications of Export and Import Items, 2004-09.

83(RE-2008)/2004-2009 

27.01.2009

Amendments  to Notification No. 38 dated 15.10.07 read with Notification No. 93 dated 1.4.08 regarding Minimum FOB price.

84(RE-2008)/2004-2009 

04.02.2009

Amendment in Foreign Trade Policy (RE2008):

85(RE-2008)/2004-2009 

13.2.2009

Prohibition on export of wheat and wheat products – exemption for export of wheat flour to Maldives.

86(RE-2008)/2004-2009 

17.2.2009

Amendment in Foreign Trade Policy:

87(RE-2008)/2004-2009 

17.2.2009

Amendment in Foreign Trade Policy (FTP).

88(RE-2008)/2004-2009 

26.2.2009

Amendment in Foreign Trade Policy (FTP).

89(RE-2008)/2004-2009 

26.2.2009

Amendments in Schedule-I (Imports) to the ITC (HS) Classifications of Export and Import Items, 2004-09:

90(RE-2008)/2004-2009 

02.3.2009

Amendments in Schedule-I (Imports) to the ITC (HS) Classifications of Export and Import Items, 2004-09:

91(RE-2008)/2004-2009 

02.3.2009

Amendment in Notification No. 82 /(RE-2008) / 2004-2009 dated 23rd January, 2009

92(RE-2008)/2004-2009 

02.3.2009

Amendment in Foreign Trade Policy 2004-2009

93(RE-2008)/2004-2009 

02.03.2009

Amendments in Schedule-I (Imports) to the ITC (HS) Classifications of Export and Import Items, 2004-09:

94(RE-2008)/2004-2009 

02.03.2009

Amendments in Schedule-I (Imports) to the ITC (HS) Classifications of Export and Import Items, 2004-09:

95(RE-2008)/2004-2009 

13.3.2009

Amendment in Foreign Trade Policy:

96(RE-2008)/2004-2009 

13.3.2009

Amendment in Foreign Trade Policy:

97(RE-2008)/2004-2009 

17.3.2009

Amendments in the ITC(HS) Classifications of Export and Import Items, 2004-09.

98(RE-2008)/2004-2009 

17.3.2009

Amendments in the Foreign Trade Policy, 2004-2009

99(RE-2008)/2004-2009 

27.3.2009

Prohibition on export of Pulses – regarding.

100(RE-2008)/2004-2009 

16.4.2009

Amendments to Notification no. 59 dated 18-11-08

101(RE-2008)/2004-2009 

16.4.2009

Corrigendum to Notification no. 98 dated 17-3-09

 102(RE-2008)/2004-2009 

17.4.2009

Amendment in Foreign Trade (Development and Regulation) Act, 1992 (22 of 1992) and in supersession of Notification S.O.24(E) dated 20th January 1999 as amended vide Notification S.O. 194(E) dated 6th March 2000 and Notification S.O.1534 (E) dated 14th September 2006– reg.

103(RE-2008)/2004-2009 

21.4.2009

Amends Schedule – I (Imports) of the ITC (HS) Classifications of Export and Import Items, 2004-09.

104(RE-2008)/2004-2009 

06.5.2009

Amendment in Notification No.93 (RE-2007)/2004-09 dated 1.4.2008.

105(RE-2008)/2004-2009 

08.5.2009

Amendments to Notification No. 80 (RE-2008)/2004-09 dt. 16th January 2009-Extension of validity in export of rice by STC.

106(RE-2008)/2004-2009 

14.5.2009

Amendments in the Notification No.27(RE-2008)/2004-09 dated 1.8.2008 regarding export of onion.

107(RE-2008)/2004-2009 

05.06.2009

Amendment in the ITC (HS) Classification of Export and Import Items 2004-09.

108(RE-2008)/2004-2009 

05.06.2009

Amendment in the ITC (HS) Classification of Export and Import Items 2004-09.

109(RE-2008)/2004-2009 

09.6.2009

Amendment in Notification No.38 dt. 15.10.2007 read with Notification No.93 dt. 01.4.2008 and Notification No.55 dated 05.11.2008 regarding export of rice to Russian Federation on pre-shipment quality certification by 8 Laboratories.

110(RE-2008)/2004-2009 

09.6.2009

Amendment in Notification No.57 dt. 21.11.2007 regarding export of Groundnut and Seasame Seeds to Russian Federation on pre-shipment quality certification by 8 Laboratories.

111(RE-2008)/2004-2009 

16.6.2009

Amendment in the Notification No. 67(RE-2008)/2004-2009 dated 1st December, 2008.

112(RE-2008)/2004-2009 

16.6.2009

Amendment in Schedule-I of the ITC (HS) Classification of Export and Import Items, 2004-09 -“Import of ‘Mobile Handsets’ (classified under EXIM Code ‘8517’).

113(RE-2008)/2004-2009 

16.6.2009

Amendment in Notification No. 91/(RE-2008) / 2004-2009  dated 2nd March, 2009 - “Import of ‘Toys’.

114(RE-2008)/2004-2009 

18.6.2009

Amendment to Notification No.104(RE-2009)/2004-09 dated 6.5.2009, Notification No.93(RE-2009)/2004-09 dated1.4.2009.

115(RE-2008)/2004-2009 

03.7.2009

Amendments to Notification No.33 (RE-2007)/2004-2009 dated 8th October, 2007.

116(RE-2008)/2004-2009 

03.7.2009

Amendment in Paragraph 1 of Notification No.33(RE-2007)/2004-2009 dated 8th October, 2007.

117(RE-2008)/2004-2009 

13.7.2009

Restriction with immediate effect, Notification No.115 (RE-2009)/2004-09 dated 3.7.2009.

118(RE-2008)/2004-2009 

13.7.2009

Exemption for export of 500MTs of Yellow Split Peas (Matar Dal) to Nepal for United Nations World Food Programme – Regarding

119(RE-2008)/2004-2009 

15.7.2009

Amendment in Para 1C.3 of the Foreign Trade Policy 2004-09 (updated as on 11.4.2008).

120(RE-2008)/2004-2009 

6.8.2009

Amends Schedule-I of the ITC (HS) Classification of Export and Import Items, 2004-09.

121(RE-2008)/2004-2009 

13.08.2009

Amendments in Schedule-I (Imports) to the ITC (HS) Classifications of Export and Import Items, 2004-09:

122(RE-2008)/2004-2009 

19.08.2009

Amends Appendix 3 of Schedule 2 of ITC (HS) Classification of Export and Import Items, 2004-2009.

 

 

home.gif (2439 bytes)