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.  54 (RE-2008)/2004-09

New Delhi, Dated 5 November, 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 amends Schedule-I (Import) of the ITC(HS) Classifications of

Export and Import Items, 2004-2009 as under:

 

1.      In partial modification to Notification No. 24 (RE-2006)/ 2004-2009 dated 26th July, 2006, the density mentioned as < 0.925 in

para I(1) of the import licensing note in the above notification is hereby amended as > 1.3.

 

 2.  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/M-32/AM 03/ PC-I A)