(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. 2(RE-2008 )/2004-2009

NEW DELHI, DATED 11th  APRIL, 2008

 

 

S.O.(E) -          In exercise of powers conferred by Section 5 of the Foreign Trade (Development and Regulation) Act, 1992 (No. 22 of 1992)  read with Para 1.3 and Para 2.1 of the Foreign Trade Policy, 2004-2009 (as amended from time to time), the Central Government hereby makes the following amendment in Column 6 against Sl. No. 147 in Chapter 44 regarding ‘Wood and Articles of Wood; Wood Charcoal’ of Schedule 2 – Export Policy of ITC(HS) Classification of Export and Import Items, 2004-2009:

 

2.                  The last sentence in condition No.(ii) stands substituted to read as:

 

“The Scheme will be operational only from the ports of Chennai, Kandla, Kolkata, Mangalore, Mumbai, Mundra, Nhavasheva (JNPT), Tuticorin and Visakhapatnam. However, for this purpose Mangalore and Tuticorin shall be treated as the same Port thereby allowing importers to import wood logs from Mangalore and export the sawn timber from Tuticorin and vice-versa.  Similar facility shall also be available for Kandla, Mumbai, Mundra  and Nhavasheva (JNPT) Ports thereby allowing importers to import from any of the above Ports and export either from the same Port or from any other remaining three Ports.” 

           

3.         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 File No.01/91/171/24/AM08/PC-III (Pt.)