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. 32 (RE-2008)/2004-2009

NEW DELHI, THE 19 AUGUST, 2008

 

S.O.(E) In exercise of the powers conferred by Section 5 read with Section 3(2) of the Foreign Trade (Development & Regulation) Act, 1992 (No.22 of 1992) and also read with Para 1.3 and Para 2.1 of the Foreign Trade Policy, 2004-2009, the Central Government hereby makes, with immediate effect, the following amendments to Notification No.93 (RE-2007)/2004-2009, dated 15.10.2007 and Notification No. 22 ( RE-2008)/2004-09, dated 3.7.2008 as amended from time to time:

 

2. (i) Consequently, the entries relating to Tariff Item HS Code 1006 10 10 against Sl. No. 45A in Notification No.93 (RE-2007)/2004-2009, dated 15.10.2007 would be substituted as under with immediate effect:

 

Sl. No.

Tariff Item HS Code

Unit

Item Description

Export Policy

 

Nature of Restriction

45A

1006 10 10

Kg.

Non Basmati Rice (seed quality)

Free

1. Export will be allowed subject to submission of following documents to Customs at the time of export:

 

(i)    A certificate of registration from authorized State Seed certifying Agency that it is a registered Seed producer/dealer; and

 

(ii)  Declaration that the export consignment of seeds has been chemically treated and is not fit for human consumption; and

2. Export packets will be labelled that seeds are treated with chemical insecticides and cannot be used for food or feed purposes.

 

 

 

 

2 (ii). Consequently, the entries relating to Tariff Item HS Code 1005 10 00 against Sl. No. 46B in Notification No. 22 (RE-2008)/2004-2009, dated 3.7.2008 would be substituted as under with immediate effect:

Sl.No.

Tariff Item HS Code No.

Unit

Item Description

Export Policy

Nature of Restriction

46B

1005 10 00

 

 

Kg.

Maize (corn)

Seed quality

 Free

1. Export will be allowed subject to submission of following documents to Customs at the time of export:

 

ii) A certificate of registration from authorized State Seed certifying Agency that it is a registered Seed producer/dealer; and

 

ii)  Declaration that the export consignment of seeds has been chemically treated and is not fit for human consumption; and

 

2. Export packets will be labeled that seeds are treated with chemical insecticides and cannot be used for food or feed purposes.

 

 

3. This issues in Public Interest.

 

 

(R. S. GUJRAL)

DIRECTOR GENERAL OF FOREIGN TRADE

And Ex-Officio Additional Secretary to the Govt. of India

 

 

 

(Issued from F.No.01/91/180/675/AM09/Export Cell)

 

 

 

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