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

NEW DELHI, DATED 19 AUGUST, 2008

 

S.O.(E) - In exercise of powers conferred by Section 5 of the Foreign Trade (Development and Regulation) Act, 1992 (Sl. No.66) read with Para 1.3, 2.1 & 2.29 of the Foreign Trade Policy, 2004-2009 (as amended from time to time), the Central Government hereby makes following amendments in the Schedule 2 of the ITC(HS) Classifications of Export and Import Items, 2004-2009 :-

 

Against S.No. 66 in Chapter 14 of Schedule 2 , the entry under the column Export Policy may be read as Free till 31.3.2010 instead of Free till 31.3.2008. Consequently Note No. 2 in Chapter 44 of Schedule 2 may also be read as Muli Bamboo (Melocanna baccifera) is freely exportable up to 31.3.2010. The details may be seen in Chapter 14.

 

2. 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 File No.01/91/171/16/AM04/PC-III)

 

 

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