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.  4 (RE-2008)/2004-2009

NEW DELHI, THE  11TH   APRIL, 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 in the ITC(HS) Classifications of Export and Import items, 2004-2009 as amended, from time to time :

 

            With immediate effect, the following new entry shall be inserted after entry at Sl. No.72 in Chapter 25 under Schedule 2 of ITC(HS) : -

 

Sl. No.

Tariff Item HS Code

Unit

Item Description

Export Policy

Nature of Restriction

72A

 

 

 

 

 

 

2523

Kg.

Cement

Prohibited

Not permitted to be exported

 

2523 10 00

 

 

 

 

 

2523 21 00

 

 

 

 

 

2523 29

 

 

 

 

 

2523 29 10

 

 

 

 

 

2523 29 20

 

 

 

 

 

2523 29 30

 

 

 

 

 

2523 29 40

 

 

 

 

 

2523 29 90

 

 

 

 

 

2523 30 00

 

 

 

 

 

2523 90

 

 

 

`

 

2523 90 10

 

 

 

 

 

2523 90 20

 

 

 

 

 

2523 90 90

 

 

 

 

 

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. 01/91/180/91/AM09/Export Cell )