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. 19(RE-2008)/2004-09

Dated: 30th June, 2008

 

S.O. (E) In exercise of powers conferred under section 5 of the Foreign Trade (Development and Regulation) Act, 1992 read with paragraph 2.1 of the Foreign Trade Policy, 2004-09, the Central Government hereby makes the following amendments in Schedule-I (Imports) to the ITC (HS) Classifications of Export and Import Items, 2004-09:

 

 

1. The following shall be added at the end of Import Licensing Note no, (2) inserted at the end of Chapter 25, vide Notification No. 17 (RE-2008)/ 2004-09 dated 27th June 2007:

and Policy Circular No.13 (RE-08)/2004-2009 dated 30.06.2008 .

 

 

3. This issues in public interest.

Sd/-

(R. S. Gujral)

Director General of Foreign Trade and

Ex-officio Additional Secretary to the Government of India

 

 

(Issued from File No. 01/89/180/Misc-06/AM 08/ PC-I A)