TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRAORDINARY

 PART-II, SECTION—3, SUB SECTION (ii)

                    

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE AND INDUSTRY

DEPARTMENT OF COMMERCE

 

 

NOTIFICATION No. 112(RE-2008) / 2004-2009

NEW DELHI, DATED  16th JUNE, 2009

 

 

S.O. (E) -        In exercise of powers conferred by Section 5, read along with Section 3(2) of the Foreign Trade (Development and Regulation) Act, 1992, also read along with paragraph 2.1 of the Foreign Trade Policy – 2004-09, the Central Government hereby amends Schedule-I of the ITC (HS) Classification of Export and Import Items, 2004-09 as under:

 

1.                     “Import of ‘Mobile Handsets’ (classified under EXIM Code ‘8517’) without International Mobile Equipment Identify (IMEI) No. or with all Zeroes IMEI is prohibited with immediate effect.”

 

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 File No. 01/89/180/Misc-9/AM05/PC-2 A)