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.  41(RE-2008)/2004-09

                                         NEW DELHI: Dated: 18  September, 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 Policy conditions of the following Exim Codes  will be amended:

 

 

6810

Articles of cement, of concrete or of artificial stone, whether or not reinforced
Tiles, flagstones, bricks and similar articles :

6810 11

Building blocks and bricks:

 

 

6810 11 10

Cement bricks

 Free

However, import of rough / unprocessed blocks and slabs of agglomerated / artificial stones shall be restricted.

Import of processed tiles /slabs of agglomerated / artificial stones shall be permitted freely, provided cif value is US$ 50 and above per square meter.

 

6810 11 90

Other

 Free

However, import of rough / unprocessed blocks and slabs of agglomerated / artificial stones shall be restricted.

Import of  processed tiles /slabs of agglomerated / artificial stones shall be permitted freely,  provided cif value is US$ 50 and above per square meter

6810 19

Other:

 

 

6810 19 10

Cement tiles for mosaic

 Free

 However, import of rough / unprocessed blocks and slabs of agglomerated / artificial stones shall be restricted.

Import of processed tiles /slabs of agglomerated / artificial stones shall be permitted freely, provided cif value is US$ 50 and above per square meter.

 

6810 19 90

Other
Other articles :

 Free

 However, import of rough / unprocessed blocks and slabs of agglomerated / artificial stones shall be restricted.

Import of processed tiles /slabs of agglomerated / artificial stones shall be permitted freely, provided cif value is US$ 50 and above per square meter.

 

6810 91 00

Prefabricated structural components for building or civil engineering

 Free

 However, import of rough / unprocessed blocks and slabs of agglomerated / artificial stones shall be restricted.

Import of processed tiles /slabs of agglomerated / artificial stones shall be permitted freely, provided cif value is US$ 50 and above per square meter.

6810 99

Other:

 

 

6810 99 10

Concrete boulder

 Free

 However, import of rough / unprocessed blocks and slabs of agglomerated / artificial stones shall be restricted.

Import of processed tiles /slabs of agglomerated / artificial stones shall be permitted freely, provided cif value is US$ 50 and above per square meter.

 

6810 99 90

Other

 Free

However, import of rough / unprocessed blocks and slabs of agglomerated / artificial stones shall be restricted.

Import of processed tiles /slabs of agglomerated / artificial stones shall be permitted freely, provided cif value is US$ 50 and above per square meter.

 

2.       Importers of the aforementioned items of agglomerated/artificial stones, wishing to avail Transitional Arrangements under Para 1.5 of the Foreign Trade Policy, 2004-09, as amended from time to time, may apply to DGFT Headquarters, New Delhi within two weeks of issue of this Notification, along with details of their respective LCs and contracts.

 

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 )