TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRAORDINARY

PART- II, SECTION - 3, SUB SECTION (ii)

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE AND INDUSTRY

DEPARTMENT OF COMMERCE

 

NOTIFICATION NO. 57/(RE-2008) / 2004-2009

NEW DELHI, DATED 12th NOVEMBER, 2008

 

 

S.O. (E) - In exercise of powers conferred by 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 (Imports) of the ITC (HS) Classifications of Export and Import Items, 2004-09 as under:

 

1. After amendment, the following shall read as under:-

 

Exim Code

Item Description

Policy

Policy Conditions

68022110

 

 

Marble tiles

 

Free

 

Import permitted freely provided cif value is US$ 50 & above per square metre except, in case of import of the product from Nepal. However, the said exemption shall be applicable only on such imports, which have been processed/ manufactured out of marble mined in Nepal. The facility will not be available on products which have been manufactured/ processed in Nepal using imported marble.

 

 

 

2. This issues in public interest.

 

 Sd/-

(R.S. GUJRAL)

Director General of Foreign Trade

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

 

[Issued from File No 212/38/AM07/PC-I(A)]