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

NEW DELHI, THE 15TH 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, with immediate effect, following amendments to the Notification No. 4 (RE-2008)/2004-2009  dated 11th April, 2008  :

 

2.  The entry at S.No. 72A  in Chapter 25 under Schedule 2 of ITC(HS) Classification of Export and Import Items stands substituted as follows :

 

           

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

 

 

 

However, this restriction shall 

 

2523 21 00

 

 

 

not apply to  supplies of

 

2523 29

 

 

 

Cement from Domestic Tariff

 

2523 29 10

 

 

 

Area (DTA) to units in Special

 

2523 29 20

 

 

 

Economic Zone(SEZ) or SEZ

 

2523 29 30

 

 

 

Developers/Co-Developers for

 

2523 29 40

 

 

 

use within the SEZ only.

 

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 )