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

NEW DELHI, DATED 2nd March, 2009

 

 

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:

_________________________________________________________________________

 

Exim Code     Item Description                         Policy                             Policy Conditions     

                                                                 

 (1)                             (2)                                             (3)                                            (4)                      

 

                   

(1)                                                                                                                                                                                                                                                                                   in Chapter 1,-

       in heading 0105, for the items 0105 92 00 and 0105 93 00 and the  entries   relating thereto, the following entries  shall be substituted, namely:-

 

         “0105 94 00 – Fowls of the species                              Restricted”;

                                    Gallus domesticus                   

 

(2) in Chapter 2,-

 

(i) in heading 0208, item 0208 20 00 and the entries relating thereto shall be omitted;

      (ii) in heading 0210, in the entry in column (2) appearing after item 0210 20 00, for the words  meat and meat offal”, the words “ meat or meat offal”  shall be substituted;

 

 (3) in Chapter 3,-

 

(i)   in heading 0301, after item 0301 93 00 and the entries  relating thereto, the following items and   entries   shall be inserted, namely:-

          “ 0301 94 00 -- Bluefin tunas(Thunnus thynnus)   Restricted                   

            0301 95 00 -- Southern bluefin tunas

(Thunnus maccoyii)                      Restricted”;

 

(ii)  in heading 0302, after  item   0302 66 00 and the entries relating thereto, the following  items and   entries  shall be inserted, namely:-   

 

 “ 0302 67 00 -- Swordfish (Xiphias gladius)          Free                 

               0302 68 00 -- Toothfish (Dissostichus spp.)         Free”;

 

(iii)  in heading 0303, for items 0303 50 00 and 0303 60 00 and the entries relating thereto, the following items and  entries  shall be substituted, namely:-   

 

 “ -  Herrings (Clupea harengus, Clupea pallasii) and cod (Gadus 

   morhua, Gadus ogac, Gadus macrocephalus)  excluding livers and roes :

               0303 51 00 -- Herrings (Clupea harengus, Clupea pallasii) --   Free

               0303 52 00 -- Cod (Gadus morhua, Gadus ogac,                --   Free        

                                     Gadus macrocephalus) )                               

                

                        Swordfish (Xiphias gladius) and toothfish

          (Dissostichus spp.),

 

excluding livers and roes :

 

    0303 61 00 -- Swordfish (Xiphias gladius)                               --   Free

  

    0303 62 00 -- Toothfish (Dissostichus spp.)                            --   Free”;

 

(iv) in heading 0304, for item 0304 10 00, sub-heading 0304 20, items 0304 20 10 to          0304 90 00 and the entries relating thereto, the following sub-heading and  items and entries   shall be substituted, namely:-   

 

 

                               “ -  Fresh or chilled :

 

            0304 11 00 -- Swordfish (Xiphias gladius)                                --   Free

 

                0304 12 00 -- Toothfish (Dissostichus spp.)                        --   Free

 

                        0304 19  00    Other                                              

                                  - Frozen fillets :

            0304 21 00 -- Swordfish (Xiphias gladius)                  --   Free

            0304 22 00 -- Toothfish (Dissostichus spp.)              --   Free

 

            0304 29         Other:                                       

          

            0304 29 10  --     Hilsa                                                 --   Free

0304 29 20  --     Shark                                               --   Free

            0304 29 30  --     Seer                                                 --   Free

            0304 29 40  --     Tuna                                                --   Free

            0304 29 50  --     Cuttlefish                                         --   Free

            0304 29 90   --      Other                                             --   Free

 

                        

-      Other :

 

            0304 91 00 -- Swordfish (Xiphias gladius)                              --   Free

            0304 92 00 -- Toothfish (Dissostichus spp.)                          --   Free

0304 99 00  -  Other                                                   --   Free “;

           

 (4) in Chapter 4,-

(i) in sub-heading Note 1, for the letters “i.e.” the words “that is “shall be substituted;

(ii) in item 0406 40 00, for the entry  in column (2), the following entry  shall be substituted, namely:-  

 

 “ - Blue-veined cheese and other cheese containing veins produced by Penicillium roqueforti”;

 

(5)                                                                                                                                                                                                                                                                                   in Chapter 5,-

(i) item 0503 00 00 and the  entries relating thereto shall be omitted ;

 (ii) heading 0509, sub-heading 0509 00, items 0509 00 10 and 0509 00 90 and the entries relating thereto shall be omitted;

 

(6) in Chapter 6, in heading 0603, for item 0603 10 00 and the  entries relating thereto, the following items and   entries   shall be substituted, namely:-   

 

           -   Fresh :

            0603 11 00 -- Roses                                                               --   Free

0603 12 00 -- Carnations                                                        --   Free

0603 13 00 -- Orchids                                                             --   Free

0603 14 00 -- Chrysanthemums                                            --   Free

            0603 19 00 -- Other                                                                --   Free “;

 

(7)  in Chapter 7,-

(i) in heading 0709, items 0709 10 00 and  0709 52 00   and the entries relating thereto shall be omitted;

(ii) in heading 0711, item 0711 30 00 and the entries relating thereto shall be omitted;

 

(8)  in Chapter 8,-

 

(i)  in Note 3, in clauses (a) and (b), for the letters  “e.g.”, wherever  they occur, the words “for example” shall be substituted 

(ii) in heading 0802, after item 0802 50 00 and the entries relating thereto, the following item and  entries   shall be substituted, namely:-   

 

            “0802 60 00  -  Macadamia nuts                                              --   Free ”;

 

 

(iii) in heading 0805, in item 0805 40 00, for the entry in column (2), the entry                         - Grapefruit, including pomelos” shall be substituted ;

 

(iv) in heading 0810, item 0810 30 00  and the entries relating thereto shall be omitted;

      

 

(9)   in Chapter 9,-

 

(i) in heading 0906,  for sub-heading 0906 10,  items 0906 10 10 to 0906 10 90 and the entries relating thereto, the following  sub-headings, items and  entries shall be substituted, namely:-   

 

   - Neither crushed nor ground :

 

0906 11      -- Cinnamon (Cinnamomum zeylanicum Blume)

0906 11 10 --- Cinnamon bark                                                --   Free

0906 11 20 --- Cinnamon tree flowers                                    --   Free

0906 11 90 ---  Other                                                              --   Free

0906 19  -     Other:                            

0906 19 10--- cassia                                                               --   Free                

0906 19 90--- other                                                                 --   Free “;

 

 (ii) in heading 0910, sub-heading 0910 40,  items 0910 40 10 to 0910 50 00 and the entries relating thereto shall be omitted;

 

(10) in Chapter 10, in Note 1,  for the brackets and letters “(a)” and “(b)”, wherever they occur, the  brackets and letters “(A)” and “(B)”  shall respectively be substituted;

 

(11) in Chapter 11,  in heading 1102, item 1102 30 00 and the entries  relating thereto shall be omitted;

 

(12) in Chapter 12,-

 

(i)                  in heading 1207,-

(a)   sub-heading 1207 10, items 1207 10 10 and 1207 10 90 and the entries relating thereto shall be omitted;

(b)   sub-heading 1207 30, items 1207 30 10 and 1207 30 90 and the entries relating thereto shall be omitted;

(c)   sub-heading 1207 60, items 1207 60 10 and 1207 60 90 and the entries relating thereto shall be omitted;

 

            (ii) in heading 1209, item 1209 26 00 and the entries relating thereto shall be omitted;

            (iii) in heading 1211, item 1211 10 00 and the entries relating thereto shall be omitted;

            (iv) in heading 1212,-

(a)   sub-heading 1212 10, items 1212 10 10 and 1212 10 90 and the entries relating thereto shall be omitted;

(b) sub-heading 1212 30, items 1212 30 10 and 1212 30 90 and the entries relating thereto shall be omitted

 

(13) in Chapter 13,-

 

(i) in heading 1301,--

(a) sub-heading 1301 10,  items 1301 10 10 to 1301 10 90 and the entries relating thereto  shall be omitted;

(b) after item 1301 90 49 and the entries relating thereto, the following item and entries shall be inserted, namely:-

“--- Other:

1301 90 99 ----  Other                                                 --   Free “;

 

(ii) in heading 1302,  item 1302 14 00 and the entries relating thereto shall be omitted;

 

(14)  in Chapter 14,-

 

(i)                  for Note 3 and 4, the following Note shall be substituted, namely:-

 

“3. Heading 1404 does not apply to wood wool (heading 4405) and

 prepared knots or tufts for broom or brush making (heading 9603).”;

 

 

(ii)    item 1402 00 00 and the entries relating thereto shall be omitted;

(iii)   in heading 1403, sub-heading 1403 00, items 1403 00 10 and 1403 00 90 and the entries relating thereto, shall be omitted;

(iv) in heading 1404, sub-heading 1404 10,  items 1404 10 11 to 1404 10 90 and the entries relating thereto shall be omitted;

 

 (15) in Chapter 15, in heading 1515, item 1515 40 00 and the entries relating thereto shall be omitted;

 

 (16) in Chapter 19, in Note 3, for the word  “coated”, the words  “completely coated”  shall be substituted;

 

 (17)  in Chapter 20,

 

(i)                  in Note 1,--

(a) for clause (b), the word “or” occurring at the end shall be omitted;

(b) for  clause (c), the following clauses shall be substituted, namely:-

 

“(c) bakers’ wares and other products of heading 1905; or

    (d) homogenized composite food preparations of heading 2104”;

 

       (ii)    in heading 2005,  for item 2005 90 00 and the entries relating thereto,  the following items and entries shall be substituted, namely:-

 

                           - Other vegetables and mixtures of vegetables :

            2005 91 00  -- Bamboo shoots                                          --   Free

            2005 99 00 -- Other                                                            --   Free “;    

  

(ii)                in heading 2009, after item 2009 19 00, in column (2),  the following entry shall be substituted, namely:--   

 

  “ - Grapefruit (including pomelo) juice :”; 

 

 (18)  in Chapter 22,-

 

(i) in Note 1, in clause (c), for the word and  figures “ heading 2851”  the  word and figures “ heading 2853” shall be substituted;

 

(ii) in heading 2208,  for sub-heading 2208 40,  items 2208 40 11 and 2208 40 12 and  the entries relating thereto, the following sub-heading,  items and entries relating thereto shall be substituted, namely:-

 

“2208 40       -Rum and other spirits obtained by distilling fermented sugarcane  products

 

                              --- In containers holding 2 l or less:

            2208 40 11   ----   Rum                                                           --   Free                          

            2208 40 12   ----   Other                                             --   Free

                                ---     Other:          

            2208 40 91    ----    Rum                                                         --   Free

            2208 40 92    ----   Other                                                         --   Free”;

 

(19) in Chapter 23,-

 

(i) in heading 2302, sub-heading 2302 20,  items 2302 20 10 to  2302 20 90 and the entries relating thereto shall be omitted;

 

(ii) in heading 2306,  item 2306 70 00 and the entries relating thereto shall be omitted;

 

(20) in Chapter 25,-

 

(i)in heading 2506,  for  item 2506 10 20, sub-heading 2506 21,  items 2506 21 10 to 2506 29 00 and the entries relating thereto, the following sub-heading, items and  entries shall be substituted, namely:-

 

“2606 10 20    ---   In powder                                                        --   Free

 2506 20         -     Quartzite:            

   2506 20 10   --     In lumps                                                        --   Free 

       2506 20 20 --     In powder                                                         --   Free

       2506 20 90 --      Other                                                               --   Free “;

 

(ii) in heading 2508, sub-heading 2508 20, items 2508 20 10 and  2508 20 90 and the entries relating thereto shall be omitted;

 

(iii) for  heading 2513, items 2513 11 00 and 2513 19 00 and the entries relating thereto,  the following heading,  item and entries shall be substituted, namely:-

 

“ 2513            PUMIC STONE; EMERY; NATURAL

                      CORUNDUM,NATURAL GARNET

                      AND OTHER NATURAL ABRASIVES,

                      WHETHER OR NOT HEAT- TREATED

      2513 10 00   -  Pumice stone                                                       --   Free ”;

 

(iv) in heading 2516, for items 2516 12 00 to 2516 22 00 and the entries relating thereto, the  following   items and  entries shall be substituted, namely:-

 

 

 “ 2516 12 00 --    Merely cut, by sawing or otherwise,                   --   Restricted

                             into blocks or slabs of a rectangular

                            (including square) shape

      2516 20 00  --    Sandstone                                             --   Restricted”;

 

(v) in heading 2524, for sub-heading 2524 00, items 2524 00 11 to  2524 00 99 and the entries relating thereto, the following sub-heading, items and  entries shall be substituted, namely:-

 

 

              “2524 10 10  -    Crocidolite                                           --   Free

 

       2524 90      -     Other:

                        --- In rock form:

         2524 90 11         ---- Chrysotile                                             --   Free

           2524 90 12       ---- Amphibole                                           --   Free

               2524 90 13   ---- Crysolite                                               --   Free

               2524 90 14   ---- Amosite                                                --   Restricted       Import subject to

conditions at Import Licensing note (1) below.

         2524 90 19         ---- Other                                                    --   Free

                        --  Fibre raw , beaten or washed or graded to length:

     2524 90 21 --- Chrysotile                                             --   Free

             2524 90 22     ---- Amphibole                                           --   Free

     2524 90 23 ---- Crysolite                                              --   Free

             2524 90 24----  Amosite                                                   --    Restricted       Import subject to

conditions at Import Licensing note (1) below.

                                                                             

    2524 90 29  ---- Other                                                   --   Free

                        --- Flakes or powder:

    2524 90 31  ---- Chrysotile                                            --   Free   

    2524 90 32  ---- Amphibole                                           --   Free

    2524 90 33  ---- Crysolite                                              --   Free

            2524 90 34      ---- Amosite                                               --    Restricted        Import subject to

conditions at Import Licensing note (1) below.

                     

    2524 90 39  ---- Other                                                   --   Free

 

                        --- Other:

 

  2524 90 91   ---- Waste                                                     --   Free

  2524 90 99    ---- Other                                                     --   Free”;

(vi) in heading 2529,--

(a) in the entry in column(2), for the word “FELSPAR”, the word ”FELDSPAR” shall be substituted;

(b) in the sub-heading 2529 10, in the entry in column (2) , for the word “Felspar” the word  “Feldspar” shall be substituted;

 

(21) in Chapter 26,-

 

(i) in Note 3, for the word “ash” wherever it occurs, the words  “Slag, ash”

shall be substituted;

 

(ii) in the sub-heading Note 2, for the word “Ash”, the words “Slag, Ash”

 shall be substituted; 

(iii) In  heading 2620, in the entry  incolumn(2), for the word “ASH” the words “SLAG, ASH” shall be substituted;  

 

(22) in Chapter 27,-

.

(i)                  for  Sub-heading Note 3, the following Sub-heading Note shall be substituted, namely:-

“ 3.  For  the purposes of items 2707 10 00, 2707 20 00,2707 30 00 and 2707 40 00 the terms “benzol (benzene)”, “toluol (toluene)”, “xylol (xylenes)” and “naphthalene” apply to products which contain more than 50 % by weight of benzene, toluene, xylenes or naphthalene, respectively.”

 

(ii) in heading 2707, item 2707 60 00 and the entries relating thereto shall be omitted;

 

(23) in SECTION VI, in Note 1,-

 

(i) in paragraph (a), for the brackets and  letter “(a)”, the brackets and  letter “(A)” shall be substituted;

 (ii)for paragraph (b), the following paragraph  shall be substituted, namely:-

 

 “(B) Subject to paragraph (A) above, goods answering to a description in heading 2843, 2846 or 2852 are to be classified in those headings and in no other heading of this section.”

 

(24) in Chapter 28,-

 (i) in Note 2,-

(a)for the words, brackets and figures “ inorganic bases (heading 2838), organic products included in headings 2843 to 2846,  the words, brackets and figures inorganic bases (heading 2842), organic products included in heading 2843 to 2846 and 2852 and ” shall be substituted;

(b)  in clause (e), for the word and figures “heading 2851”, the word and figure  heading 2853” shall be substituted;

 

(ii)  in heading 2811, item 2811 23 00 and the entries relating thereto shall be omitted;

 

(iii) in heading 2824, item 2824 20 00 and the entries relating thereto shall be omitted;

 

(iv)in heading 2826,--

 

 (a)sub-heading 2826 11, items 2826 11 10 and 2826 11 20 and  the entries relating thereto shall be omitted;

 (b) sub-heading 2826 20, items 2826 20 10 and 2826 20 20 and  the entries relating thereto shall be omitted;

 

(v)in heading 2827, items 2827 33 00, 2827 34 00 and 2827 36 00 and  the entries relating thereto shall be omitted;

 

(vi) in heading 2830, items 2830 20 00 and 2830 30 00 and the entries relating thereto shall be omitted;

 

(vii) in heading 2833,--

 

a)      item 2833 23 00  and  the entries relating thereto shall be omitted;

b)      sub-heading 2833 26, items 2833 26 10 and 2833 26 90 and  the entries relating thereto shall be omitted;

 

 

(viii) in heading 2835, items 2835 23 00 and  the entries relating thereto shall be omitted;

 

(ix) in heading 2836, items 2836 10 00 and 2836 70 00 and  the entries relating thereto shall be omitted;

 

(x) heading 2838, subheading 2838 00, items 2838 00 10 to 2838 00 30 and  the entries relating thereto shall be omitted;

 

(xi) in heading 2839, item 2839 20 00 and  the entries relating thereto shall be omitted;

 

(xii) in heading 2841, sub-heading 2841 10, items 2841 10 10,  2841 10 90, sub-heading 2841 20, items 2841 20 10 and 2841 20 20  and  the entries relating thereto shall be omitted;

 

(xiii) for heading 2851, sub- heading 2851 00, items 2851 00 10 to  2851 00 90 and  the entries relating thereto, the following heading, sub heading  and items and entries shall be substituted, namely:-

 

  

   “2852 00 00  --- Compounds, inorganic or organic,                                                --   Free

                 of mercury, excluding amalgams        

 

2853        Other inorganic compounds (including distilled or conductivity

                        water and water of similar purity); liquid air (whether or not

                        rare gases have been removed); compressed air; amalgams,

                        other than amalgams of precious metals

 

    2853 00 -        Other inorganic compounds (including distilled or conductivity    

water and water of similar purity); liquid air (whether or not rare

gases have been removed); compressed air; amalgams, other

than amalgams of precious metals :

2853 00 10 --- Distilled or conductivity water and water of                                        --   Free

similar purity                                                                 

2853 00 20 --- Liquid air, whether or not any fraction of                                             --   Free

rare gases has been removed                                  

2853 00 30 --- Compressed air                                                                                  --   Free

2853 00 40 --- Amalgams, other than of precious metals                                          --   Free

 

                   --- Other :

2853 00 91 ---- Cyanogen chloride [(CN) CI]                                                              --   Free

2853 00 99 ---- Other                                                                                                  --   Free “;

 

(25) in Chapter 29,-

           

(i)                  in Note 5,

(a) for brackets and letters “(a)”, “(b)”, “(c)”, “(d)” and “(e)”, the brackets and letters “(A)”, “(B)”, “(C)”, “(D)” and “(E)” shall respectively be substituted;

 

(b) in paragraph (C), so re-numbered,

 

   (A), for brackets and letters “(A)” and” (B)” the brackets and figures “(1)” and “(2)” shall respectively substituted;

 

    (B) after sub-paragraph (2) so renumbered, the following sub-paragraph shall be inserted, namely:-

 

“(3) Co-ordination compounds, other than products classifiable in sub-Chapter XI or heading 2941, are to be classified in the heading which occurs last in numerical order in Chapter 29, among those appropriate to the fragments formed by "cleaving" of all metal bonds, other than metal-carbon bonds.”

 

 

(ii) in  Note 6, the  word ”mercury” shall be omitted:

 

(iii) for  Sub-heading Note, the following  Sub-heading Notes shall be substituted, namely:-

 

SUB-HEADING NOTES :

 

1. Within any one  heading of this  Chapter, derivatives of a chemical compound (or group of chemical compounds) are to be classified in the same sub-heading as that compound (or group of compounds) provided that they are not more specially covered by any other sub-heading and that there is no residual sub-heading named “other” in the series of sub-heading concerned.

 

2. Note 3 to this Chapter   shall not be applicable to the sub-headings of this Chapter.”;

 

(iv)in heading 2903,-

 

(a)   in item 2903 15 00, for the entry in column (2), the following entry shall be substituted, namely:-

 

       “-- Ethylene dichloride (ISO) (1,2-dichloroethane)”;

 

      (b) for sub-heading 2903 30,  items 2903 30 11 to  2903 30 30 and the entries relating thereto, the following sub-heading, items  and entries shall be substituted, namely:-

 

“ - Fluorinated, brominated or iodinated derivatives of acyclic                                                             hydrocarbons:

     

2903 31 00 -- Ethylene dibromide (ISO)                                      --   Free

                                    (1,2-dibromoethane)                                                              

      2903 39       --         Other

                                --- Fluorinated derivatives

2903 39 11 ---- 1-Propene, 1, 1,3,3,3                                           --   Free

                         Pentaflouro – 2 –(trifluoromethyl)(PFIB)

2903 39 19 ---- Other                                                                    --   Free

2903 39 20 --- Brominated derivative                                           --   Free

2903 39 30 --- Iodinated derivatives                                              --   Free

2903 39 90 --- other                                                                      --   Free “;

 

        (c) for item 2903 51 00 and the entries relating therto,  the following items shall be substituted, namely:-

 

                  2903 51 00  -- 1,2,3,4,5,6-Hexachloro-                                         --   Free

    cyclohexane (HCH (ISO)),

      including lindane (ISO, INN)

     2903 52 00 -- Aldrin (ISO), chlordane (ISO)                                  --   Free”.

                            and heptachlor (ISO)                     

 

           (d) for sub-heading 2903 62, items 2903 62 10 to  2903 62 29 and the entries relating thereto,  the following sub-heading , items and  entries shall substituted namely:-

 

            “2903 62 – Hexachlorobenzene(ISO) and DDT(ISO)

                               [(clofenotane (INN), 1,1,1-trichloro-2, 

     2-bis (p-chlorophenyl) ethane ] :

 

2903 62 10 --- Hexachlorobenzene(ISO)                                           --   Free

                         

  --- DDT (ISO) (clogenotane (INN),1,1,1-trichloro-2,           

       2-bis (p-chlorophenyl)ethane)::

 

            2903 62 21 ---- DDT-Technical 75 Wdp                                      --  Restricted    

            2903 62 29 ---- Other                                                                  --  Restricted “;

 

(v) in heading 2905, item 2905 15 00, and the entries relating thereto, shall be omitted;

 

(vi) in heading 2906, item 2906 14 00, and the entries relating thereto, shall be omitted;

 

(vii) in heading 2907, item 2907 14 00, and the entries relating thereto, shall be omitted

 

(viii) in heading 2908, for item 2908 10 00, sub-heading 2908 20,  item 2908 20 10 to

2908 20 29, sub-heading 2908 90, item 2908 90 10 to 2908 90 90 and the entries relating thereto, the following sub-heading , items and entries shall be substituted, namely:-

 

-  Derivatives containing only halogen

                          substituents and their salts :

 

2908 11 00 -- Pentachlorophenol (ISO)                                  --   Free

                 

2908 19 00 – Other                                                                 --   Free

                                               

                - Other :

 

2908 91 00 -- Dinoseb (ISO) and its salts                              --   Free

2908 99       -- Other                                      

2908 99 10 --- Para nitrophenol                                              --   Free                             

            2908 99 20 --- Musk xylol                                                        --   Free

            2908 99 90 --- Other                                                               --   Free “;

 

(ix) in heading 2909, item 2909 42 00 and the entries relating thereto shall be omitted;

 

     (x) in heading 2910, after item 2910 30 00 and the entries relating thereto,  the following item and entries shall be inserted, namely:-

 

     “ 2910 40 00 - Dieldrin (ISO, INN)                                                  --   Free “;

                                           

(xi) in heading 2912, item 2912 13 00  and  the entries relating thereto shall be omitted.

 

(xii) in heading 2915,--

 

 (a) items 2915 22 00 and  2915 23 00 and  the  entries relating thereto, shall be omitted

 

 (b) for items 2915 34 00 and 2915 35 00 and the entries relating thereto, the following item and entries shall be substituted,  namely:-

 

“2915 36 00 -- Dinoseb (ISO) acetate                                          --   Free “

 

(xiii) in heading 2916,after item 2916 35 00 and the entries relating thereto, the following item and entries shall be inserted,  namely:-

 

                       “2916 36 00 -- Binapacryl (ISO)                                                           --   Free “

 

(xiv) in heading 2917, item 2917 31 00 and the entries relating thereto shall be omitted;

 

 

(xv) in heading 2918,-

 

(a)after item 2918 16 90 and the entries relating thereto, the following item and entries shall be inserted, namely:-

 

   “2918 18 00 -- Chlorobenzilate (ISO)                                            --   Free “

 

(b) for item 2918 90 00 and the entries relating  thereto, the following items and entries shall be substituted, namely:-

 

 - Other :

2918 91 00 -- 2,4,5-T (ISO) (2,4,5-trichlorophenoxyacetic acid), --   Free

                       its salts and esters                                               

2918 99 00 – Other                                                                                   --   Free “; 

 

(xvi)  for heading 2919, sub-heading 2919 00, items 2919 00 10 to 2919 00 90 and the entries relating thereto, the following heading, sub-heading, items and entries shall be substituted, namely:-

 

“2919        Phosphoric esters and their salts,

                      including lactophosphates; their

                       halogenated, sulphonated,  nitrated

                       or nitrosated derivatives.

 

2919 10 00 - Tris(2,3-dibromopropyl) phosphate                          --   Free

 

2919 90      Other                                                                      

2919 90 10 --- Glycerophosphoric acid                                        --   Free                                             

2919 90 20 --- Calcium glycerophosphate                                   --   Free

2919 90 30 --- Iron glycerophosphate                                           --   Free

2919 90 40 --- Sodium glycerophosphate                                    --   Free

2919 00 50 --- Tricresyl phosphate                                              --   Free

2919 90 90 --- Other                                                                     --   Free “;

 

(xvii) for heading 2920,  for  item 2920 10 00 and the entries relating thereto, the following heading, sub-heading,  items and entries shall be substituted, namely:-

            “2920        ESTERS OF OTHER INORGANIC ACIDS OF NON-METALS

                              (EXCLUDING ESTERS OF HYDROGEN HALIDES) AND THEIR

                              SALTS; THEIR HALOGENATED, SULPHONATED, NITRATED OR

                              NITROSATED DERIVATIVES

 

-            Thiophosphoric esters (phosphorothioates)

and their salts; their  halogenated,    sulphonated,

                      nitrated or nitrosated derivatives :

 

2920 11 00 -- Parathion (ISO) and parathion-methyl                   --   Free

                           (ISO)  (methylparathion)

                                              

2920 19       Other :                                                               

2920 19 10  - Phosphorothioic acid,                                             --   Free

                       S[2-(diethyl amino) ethyl]O, O-

                       Diethyl ester

2920 19 20  - Thiophosphoric ester                                              --   Free

                       (phosphorothioates) and their salts,

                       their halogenated, sulphonated,

                       nitrated or nitrosated derivatives

2920 19 90  -  Other                                                                      --   Free “;

 

(xviii) in heading 2921, item 2921 12 00 and the entries relating thereto shall be omitted;

 

(xix)in heading 2922,  sub-heading 2922 22, items 2922 22 10 to  2922 22 90 and the entries relating thereto, shall be omitted;

 

(xx) in heading 2924, after item 2924 11 00 and the entries relating  thereto, the following item and the entries shall be inserted namely:-

 

“ 2924 12 00 -- Fluoroacetamide (ISO),                                       --   Free “;

          Monocrotophos  (ISO) and

          phosphamidon (ISO)                           

 

(xxi)in heading 2925,  for sub-heading 2925 20, items 2925 20 10 and 2925 20 90, and the entries relating, thereto, the following sub-heading, items and entries shall be substituted, namely:-

 

  - Imines and their derivatives; salts thereof:

2925 21 00 -- Chlordimeform (ISO)                                              --   Free

2925 29      -- Other                                 

 

2925 29 10 --- Guanidine nitrate                                                   --   Free

2925 29 90 --- Other                                                                     --   Free “;

 

 

 (xxii) in heading 2930,--

 

(a) item 2930 10 00 and the entries relating thereto shall be omitted.

 

(xxii) after item 2930 40 00, and the entries relating thereto, the following  item and entries shall be inserted, namely:-

 

 “ 2930 50 00 - Captafol (ISO) and methamidophos (ISO)            --   Free “;

 

(xxiii)in heading 2936, item 2936 10 00 and the entries relating thereto shall be omitted.;

 

(xxiv) in heading 2939, for item 2939 19 00, sub-heading 2939-21, items 2939 21 10 to 2939 29 00 and the  entries relating thereto, the following sub-heading, items and the entries shall be substituted, namely:-

“2939 19 00 – Other                                                                      --   Free

2939 20  - Alkaloids of cinchona and

                   their derivatives; salts thereof:                                             

2939 20 10 --- Quinine alkaloids                                                   --   Free

2939 20 20 --- Quinine hydrochloride                                           --   Free

2939 20 30 --- Quinine sulphate                                                   --   Free

  2939 20 40 --- Chloroquine phosphate                                         --   Free

      2939 20 50 --- Benzeneacetic acid, alpha                                    --   Free

        -hydroxy-alpha-phenyl, 1-

        azabicyclo[2.2.2.]oct-3-yl ester

       2939 20 90 - Other                                                                       --   Free “;

                                                           

             (26)    Chapter 30, -

 

(i) in note 4,-- 

 

(a) in  clause (a), for the words “ suture materials”, the words “suture materials (including sterile absorbable surgical or dental yams)” shall be substituted;

 

 (b)in clause(c), after the word ” haemostatics”, the following words shall be inserted, namely:--

 

  sterile surgical or  dental   adhesion barriers, whether or not absorbable;”; 

 

 (c) after clause (j), the following clause shall be inserted, namely:-

 

          “(k) appliances identifiable for ostomy use, that is,   colostomy, ileostomy and urostomy pouches cut to  shape and their adhesive wafers or faceplates.”

 

(ii)in heading 3001, sub-heading 3001 10, items  3001 10 10  to 3001 10 99 and the entries relating thereto shall be omitted;

 

(iii)   in heading 3004, in item 3004 32 00, in  column(2),   for the word “and”  the word “or” shall  be substituted;   

 

(iv)    in heading 3006,-

 

  (a) for sub-heading 3006 10,  items 3006 10 10 and 3006 10 20 and the  entries relating thereto,  the following sub-heading, items and entries shall be substituted, namely:-

 

“3006 10       -    sterile surgical catgut, similar sterile                                                       

   suture materials (including sterile

                                        absorbable surgical or dental yarns) and sterile

                                        tissue adhesives for surgical wound closure;

                                        sterile laminaria and sterile laminaria tents;

                                        sterile absorbable surgical or dental haemostatics;

                                        sterile surgical or   dental adhesion barriers,

                                       whether or not absorbable :

  

 3006 10 10 --- Sterile, surgical catgut and similar sterile                  --   Free

  suture materials (including sterile absorbable

  surgical or dental yarns) and sterile tissue

  adhesives for wound closure                                              

3006 10 20 --- Sterile laminaria and sterile laminaria tents, --   Free “;

  sterile absorbable surgical or dental hameostatics,

  sterile surgical or dental adhesion barriers,

                         whether or not absorbable                                       

          

  (b)  for item 3006 80 00 and the entries relating thereto, the following items and  entries shall be substituted, namely:-

 

                           - Other  :

                                                                                

   3006 91 00       -- Appliances identifiable for ostomy use                --   Free   

 

   3006 92 00      --  Waste pharmaceuticals                                      --   Restricted ”;  

 

(27) in Chapter 31,-

 

(i) in Note1, in clause (b), for the words, brackets and letter “(A)” wherever they occur, the  brackets and letter “(a)” shall be substituted; 

 

 (ii)in Note 2, for brackets and letters “(A)”,”(B)”,”(C)” and “(D)”, wherever they occur, the brackets and letters “(a)”,”(b)”,”(c)” and “(d)” respectively be substituted;

 

 (iii) in Note 3, for brackets and letters “(A)”,”(B)”, and “(C)”, wherever they occur, the brackets and letters “(a)”,”(b)”,” and “(c)” respectively be substituted;

 

(iv) in Note 4, for brackets and letters “(A)”,” and “(B)”,wherever they occur, the brackets and letters “(a)”and “(b)” respectively be substituted;

 

(v)        in heading 3102, item 3102 70 00 and the  entries relating  thereto  shall be omitted;            

(vi)       in heading 3103, item 3103 20 00, and  the entries relating  thereto  shall be omitted;       

(vii)      in heading 3104, item 3104 10 00, and the  entries relating  thereto  shall be omitted;            

 

(28)  In chapter 32,  in heading 3206, items 3206 30 00 and 3206 43 00  and  the entries relating thereto, shall be omitted.

 

(29) in Chapter 33, -

 

            (i) in heading 3301,--

             

        (a)items 3301 11 00, 3301 14 00 and  3301 21 00 and  the entries relating thereto shall be omitted;

 

 

            (b)   sub- heading 3301 22,  items 3301 22 10 and 3301 22  90 and the  entries relating thereto shall be omitted.

 

     (c) items 3301 23 00 and 3301 26 00 and the entries relating thereto shall be omitted;

 

(30) in Chapter 34, -

 

(i)                  in Note 5, 

 

(a)   for the brackets and letters “(A)”,”(B)” and “(C)”, wherever they occur, the brackets and letters “(a)”,”(b)” and “(c)” respectively be substituted;

 

(b)   for the brackets and letters “(a)”,”(b)”,”(c)” and “(d)” wherever they occur, the  brackets and figures “(i)”, “(ii)”, “(iii)” and “(iv)” shall respectively be substituted;

 

(ii)       in heading 3404, item 3404 10 00 and the  entries relating thereto shall be omitted;

 

 (31)     in Chapter 37, -

 

 (i)        in heading 3702, item 3702 20 00 and the entries relating thereto shall be omitted;

 (ii)       in heading 3705, item 3705 20 00 and the entries relating thereto shall be omitted;

 

(32)      in Chapter 39,

 

(i) for   Note 2, the following note shall be substituted , namely:-

“2. This Chapter does not cover:

 

(a) Lubricating preparations of heading 2710 or 3403;

(b) waxes of heading 2712 or 3404;

(c) separate chemically defined organic compounds (Chapter 29);

(d) heparin or its salts (heading 3001);

(e) solutions (other than collodions) consisting of any of the products specified in headings 3901 to 3913 in volatile organic solvents when the weight of the solvent exceeds 50% of the weight of the solution (heading 3208); stamping foils of heading 3212;

(f) organic surface-active agents or preparation of headings 3402;

(g) run gums of ester gums (heading 3806);

(h) prepared  additives for mineral oils (including gasoline) or for other

 liquids used for the same purposes as mineral oils a (heading 3811);

(ij) Prepared hydaulic fluids based on polyglycols, silicones or other   polymers of    Chapter 39 (heading 3819).

(k) diagnostic or laboratory reagents on a backing of plastics (heading 3822);

(l) synthetic rubber, as defined for the purpose of Chapter 40, or articles thereof;

(m) saddlery or harness (heading 4201) or trunks, suitcases, handbags or other containers of heading 4202;

(n) plaits, wickerwork or other articles of Chapter 46;

(o) wall coverings of heading 4814;

(p) goods of Section XI (textiles and textile articles);

(q) articles of Section XII (for example, footwear, headgear, umbrellas, sun umbrella, walking-sticks,whips, riding-crops or parts thereof);

(r) imitation jewelry of heading 7117;

(s) articles of Section XVI (machines and mechanical or electrical appliances);

(t) parts of aircraft or vehicles of Section XVII;

(u) articles of Chapter 90 (for example, optical elements, spectacle frames, drawing instruments);

(v) articles of Chapter 91 (for example, clock or watch cases);

(w) articles of Chapter 92 (for example, musical instruments or parts thereof);

(x) articles of Chapter 94 (for example, furniture, lamps and lighting fittings, illuminated signs, prefabricated buildings);

(y) articles of Chapter 95 (for example, toys, games, sports requisites); or

(z) articles of Chapter 96 (for example, brushes, buttons, slide fasteners, combs, mouth-pieces or stems for smoking pipes, cigarette-holders or the like, parts of vacuum flasks or the like, pens, propelling pencils).

         (ii) in Sub-heading Note 1, in clause (a) in sub-clause (1), for the letters  “e.g.”, the words  “for example” shall be substituted; 

         (iii) in heading 3907, after item 3907 60 90 and the entries relating thereto, the following item and entries   shall be  inserted, namely:-

 

          “3907 70 00 – Poly(lactic acid)                                                 Free ”;

(iv) in heading 3920, sub-heading 3920 72 , items 3920 72 10 to   3920 72 90 and  the entries  relating thereto, shall be omitted;

(v)  in heading 3924, in column (2), for the word “   TOILET” the words “   HYGENIC OR TOILET” shall be substituted;

 

(33)    in  Chapter   40,-

 

(i) in Note 4, in clause(a), for the  figure, brackets and letter “Note 5(b) ”,  the  figures, brackets and letter “Note 5(B) ” shall be substituted  ;

                  .

(ii) in Note 5, for the brackets and letters “(a)” and  “(b)” wherever they occur, the brackets and letters “(A)” and  “(B)”, shall respectively be substituted;

 

 (iii) in heading 4010,  sub-heading 4010 13, items ,4010 13 10 and  4010 13 90 and the entries relating thereto shall be omitted;

 

(34)     in  Chapter  41,--

 

  (i)  in Note 1, in clause ( c), after  the words “of gazelle,” the words and brackets    of camels (including  dromedaries),”  shall be inserted;

 

(ii) in heading 4103, Sub-heading 4103 10, items,4103 10 10 to  4103 10 90 and  the entries relating thereto shall be omitted;

 

(35)      in  Chapter 42,-

 

(i) heading 4204,   Sub-heading 4204 00, items 4204 00 10 to  4204 00 99 and the  entries relating

Thereto shall be omitted;

                

 (ii) for   heading 4206,  sub-heading 4206 10,  items 4206 10 10 to  4206 90 00, and the  entries relating thereto,  following heading, items and entries shall be  substituted, namely:-

 

“ 4206            ARTICLES OF GUT (OTHER THAN SILK-WORM GUT), OF

 GOLDBEATER’S SKIN, OF BLADDERS OR OF TENDONS

 

      4206 00 10 --- For rackets                                    Free

      4206 00 90 --- Other                                             Free”;

 

  (36)    in   Chapter 43,-

 

(i)       in heading 4301, item 4301 70 00 and the entries relating thereto shall be omitted;

(ii)      in heading 4302, item 4302 13 00 and the entries relating thereto shall  be omitted;

 

  (37)    in   Chapter 44,-

 

(i)in Sub-heading Note,--

 

(a)for the words and figures”sub-headings 4403 41 to 4403 49, 4407 24 to 4407 29,4408 31 to 4408 39 and 4412 13 to 4412 99”, the  following  words and figures shall be substituted, namely :-

 

“item 4403 41 00, sub-heading 4403 49,items 4407 21 00 to 4407 28 00, sub-headigs 4407 29, 4408 31, 4408 39 and 4412 31”:

 

(b)for the words “Teak, Tauari,”  the words “Tauari, Teak,” shall be substituted;

 

(ii)   in   heading  4402, for  sub-heading 4402 00,  items 4402 00 10 and 4402 00 90 and the entries relating thereto, the following  sub-headings, items and the entries shall be substituted, namely :-

 

“4402 10      -   Wood charcoal (including shell

Or nut charcoal), whether or not agglomerated

4402 10 10  --   Of bamboo                                                    Free

4402 90       -- Other:                                                 

4402 90 10  --- Of coconut shell                                             Free

4402 90 90  --- Other                                                              Free “;

 

(iii)in  heading 4407,-

 

(a)   for  item 4407 24 00 and the entries relating thereto the following items and entries shall be substituted namely:-

 

 “4407 21 00  --  Mahogany (Swietenia spp.)                          Free

        4407 22 00 --    Virola, lmbuia and balsa                              Free “;

 

(b)   after item 4407 26 00 and the entries relating thereto  the following items and entries shall be   inserted, namely;- 

   “4407 27 00  --   Sapelli                                                     Free                       

 4407  28 00  --   lroko.                                                      Free ”; 

   

(c) after item 4407 92 00 and the entries relating thereto, the following  items and entries  shall be inserted, namely :-

 

                   “4407 93 00   --   Of maple (Acer spp.)                    Free

                           4407 94 00   --   Of cherry(Prunus spp.)                 Free

                           4407 95 00   --   Of ash (Fraxinus spp.)                  Free ”;

 

(iv)  in heading 4408, in the entries in column(2), for the words “FOR OTHER SIMILAR LAMINATED WOOD”, the words “FOR SIMILAR LAMINATED WOOD” shall be substituted;

                                

(v)in heading 4409, for sub-heading 4409 20 items 4409 20 10 to  4409 20 90 and  the entries relating thereto,  the following sub-heading, items and entries shall be   substituted , namely:-

              

                                    -   Non-coniferous :

                       4409 21 10 -- Of bamboo                                            Free

                                                   

                       4409 29       -- Other

                       4409 29 10  --- Planed, tongued, grooved,                  Free

                                                rebated, chamfered, V-jointed,

                                                and the like but not further moulded  

                        4409 29 20 --- Beadings and mouldings                    Free

(including moulded skirting

and other moulded boards)                                       

                        4409 29 90 --- Other                                                   Free “;

 

 

(vi) for heading 4410, items 4410 21 00, 4410 29 00, sub-heading 4410 31, items 4410 31 10 to 4410 31 90, sub-heading 4410 32, items 4410 32 10 to 4410 32 90, sub-heading 4410 33, items 4410 33 10 to 4410 33 90, sub-heading 4410 39, items 4410 39 10 to 4410 39 90, sub-heading 4410 90, items 4410 90 10 to 4410 90 99 and the entries relating  thereto, the  following  heading, sub-heading, items and entries shall be substituted namely;-

 

(a)    for the entry in column (2), the following entry shall be substituted, namely;-

 

“4410         PARTICLE BOARD, ORIENTED

STRAND BOARD (OSB) AND SIMILAR

BOARD (FOR EXAMPLE, WAFER BOARD,)

 OF WOOD OR OTHER LIGNEOUS MATERIALS,

 WHETHER OR NOT AGGLOMERATED

 WITH RESINS OR OTHER ORGANIC

 BINDING SUBSTANCES

            

                             -  Of wood  :

4410 11      --  Particle board :                                         

                  4410 11 10 --- Plain particle boards                                 Free                            

                  4410 11 20 --- Insulation board and                                  Free

      hard board                                                

                  4410 11 30 --- Veneered particle board,                           Free

                                           not having decorative

                                           veneers on any face                               

                  4410 11 90 ---  Others                                                      Free

                  4410 12       -- Oriented strand board (OSB):

                  4410 12 10 --- Unworked or not further worked                Free

       than sanded                                            

                  4410 12 90 ---  Other                                                        Free                                        

                  4410 19 00  --  Other                                                        Free

                  4410 90        -  Other:                            

                                                           

                  4410 90 10 ---  Plain particle board                                  Free    

                  4410 90 20 ---  Insulation board and hard board              Free

                  4410 90 30 ---  Veneered particle board,                          Free    

        not having  decorative veneers

        on any face                    

                  4410 90 90 ---  Other                                                        Free “;

 

 

 (vii) for heading 4412 , sub-headings 4412 13, items 4412 13 10 to  4412 13 90, sub-heading 4412 14, items 4412 14 10 to 4412 14 90, sub-heading 4412 19, items 4412 19 10 to 4412 19 90, sub-heading 4412 22, items 4412 22 10 to 4412 22 90, sub-heading 4412 23, item 4412 23 10 to 4412 23 90, sub-heading 4412 29, items 4412 29 10 to 4412 29 90, sub-heading 4412 92, items 4412 92 10 to 4412 92 90, sub-heading 4412 93, items 4412 93 10 to 4412 93 90, sub-heading 4412 99, items 4412 99 10 to 4412 99 90 and  entries relating thereto, the following heading, sub-headings, items and entries shall be substituted namely;-

 

“4412              PLYWOOD,VENEERED PANELS

AND SIMILAR LAMINATED WOOD  

 

 

“4412 10 00  -  Of bamboo                                                     Free

             

 

-          Other plywood, consisting solely

      of sheets of wood (other than

     bamboo), each ply not exceeding

     6 mm thickness:

 

              4412 31     --  With at least one outer ply of

      tropical wood specified in

     Subheading Note 1to this

     Chapter, namely Abura, Acajou,

d’Afrique, Afrormosia, Ako, Alan, Andiroba,

Aningre, Avodire, Azobe, Balau, Balsa,

 Bosse clair, Bosse fonce, Cativo, Cedro,

Dabema, Dark red Meranti,Bibetou,

Doussie, Framire, Frejio, Fromager, Fuma,

Geronggang, Ilomba,Imbuia, Ipe, Iroko,

Jaboty, Jelutong, Jequitiba, Jongkong,

 Kapur, Kempas, Keruing, Kosipo, Kotibe,

Koto, Light red Meranti, Limba, Louro,

Macaranduba, Mahogony, Makore,

Mandioqueira, Mansonia, Mengkulang,

Meranti Bakau, Merawan, Merbau,

Merpauh, Mersawa, Moabi, Niangon,

Nyatoh, Obeche, Okoume, Onzabili, Orey,

Ovengkol, Ozigo, Padauk, Paldao,

Palissandre de Guatemala, Palissandre de

Para, Pakussandre de Rio, Pallissandre de

Rose, Pau Amarelo, Pau Marfim, Pulai,

Punah, Quaruba, Ramin, Sapelli, Saqui-

Saqui, Sepetir, Sipo, Sucupira, Suren,

Tauari, Teak, Tiama,Tola, Virola, White

Lauan, White Meranti, White Seraya, Yellow

Meranti:

 

                  4412 31 10 --- Decorative plywood                                   Free

           

                  4412 31 20 --- Tea chest panels or

                                                 shooks, packed in sets                      Free

             

                  4412 31 30 --- Other tea chest panels                            Free

                       

                  4412 31 40 ---  Marine and aircraft plywood                   Free

           

                  4412 31 50 ---  Cuttings and trimmings of

                                            plywood of width not

                                            exceeding 5cm.                                     Free

                       

                  4412 31 90 ---  Other                                                       Free

                       

                       

                  4412 32      --  Other, with at least one outer

                                          ply of non-coniferous wood:

                 4412 32 10 ---  Decorative plywood                                Free

                 4412 32 20 --- Tea chest panels or

                                                shooks, packed in sets                       Free

               

                  4412 32 30 --- Marine and aircraft plywood                     Free

                  4412 32 40 --- Cuttings and trimmings of

      plywood of width not

                                          exceeding 5cm.                                        Free

                       

                  4412 32 90 ---.Other                                                        Free

                                               

                 

                  4412 39      --  Other:

                  4412 39 10 ---  Decorative plywood                                  Free

                  4412 39 20 --- Tea chest panels or

                                          shooks, packed in sets                            Free

              

                  4412 39 30 --- Marine and aircraft plywood                     

                  4412 39 40 --- Cuttings and trimmings of                        Free

                                                plywood of width not

                                                xceeding 5cm.                                   

                  4412 39 90 ---  Other                                                       Free

                       

                                   -   Other :

                  4412 94 00  --   Blockboard , laminboard and                 Free

    battenboard                                    

                

      4412 99       --  Other:                                          

                  4412 99 10 ---  Decorative plywood                                 Free

      4412 99 20 ---  Tea chest panel or shooks,

                                        packed in sets                                             Free

       4412 99 30 ---  Marine and aircraft plywood                   Free

           

  4412 99 40 ---  Cuttings and trimmings of                           Free

                           plywood of width not

                           exceeding 5cm.                              

              4412 99 90 ---  Other                                                            Free “;

 

(viii) in heading  4418,-

 

(a)  in  the entry, in column (2), for the words,” PARQUET PANELS”,  the words   “FLOORING PANELS” shall be   substituted ;

 

(b)  item 4418 30 00 and the entries relating thereto shall be omitted;

 

 (c) after item 4418 50 00 and the entries relating thereto, the following items and entries shall be inserted, namely :-

 

              “4418 60 00  -  Posts and beams                                         Free

                           

                    -  Assembled flooring panels :

 

                4418 71 00   --  For mosaic floors                                     Free

                4418 72 00   --  Other, multilayer                            Free

                4418 79 00   --  Other                                                         Free-“;

                                      

                                               

    (38)              in Chapter 46,-

 

(i)in Note 1,  for the word ”bamboos”,  the words “bamboos,  rattans” shall be substituted ;

 

           (ii) In heading  4601, for sub-heading 4601 20, items  4601 20 10 to  4601 91 00    and the entries relating thereto,  the following items and entries shall be  substituted namely;-

 

                        - Mats, matting and screens of vegetable materials:

                  4601 21 00  --  of bamboo                                                Free

                  4601 22 00  --  Of rattan                                                   Free

                  4601 29 00  --  Other                                                        Free

                 4601 92 00 --  Of  bamboo                                               Free

      4601 93 00 --  Of rattan                                                    Free

                        4601 94 00 --  Of other vegetable materials                     Free”;

                        

(iii)  in heading 4602, for sub-heading 4602 10, items 4602 10 11 to   4602 10 90  and the  entries relating thereto,  the following  items and  entries shall be substituted, namely :-

   

                                 -    Of vegetable material:

 

              4602 11 00  --   Of bamboo                                                  Free

              4602 12 00  --   Of rattan                                                      Free

       4602 19       --   Other:                                                   

 --- Of palm leaves: 

              4602 19 11 ----    Baskets                                                     Free

              4602 19 19---            Other                                                   Free

              4602 19 90  ----    Other                                                        Free “;                       

                          

(39)    in Chapter  47, in heading 4706, after  item  4706 20 00 and the entries relating thereto, the following item and entries  shall be inserted, namely :-

 

                 “4706 30 00  -   Other,  of bamboo                                    Free ”;

  

(40)  In Chapter 48,-

(i)                  in Note 2,  in clause(n), for the brackets, word and figures  “(Section XV)” the brackets, words and figures “(generally Section XIV or XV)” shall be substituted;

(ii)                in Note 4, for the figure  65 %”, the figure “50%” shall be substituted;

(iii)               in Note 9,-

(a) in  clause (a), in sub-clause (i) for the letters “e.g.”, the words   “for example”  shall be substituted;

 

 (b) in the paragraph beginning with the words “Products” and ending with the word and figures “heading 4815”, for the figures “4815”, the figures “4823” shall be substituted;

 

(iv)              in heading 4802, item 4802 30 00 and the entries relating thereto shall be omitted; 

(v)                in heading 4809, sub-heading 4809 10, items 4809 10 10 and  4809 10 90 and the entries relating thereto shall be omitted;

 

(vi)              in heading 4814, item 4814 30 00 and the entries relating thereto shall be omitted;

 

(vii)               item 4815 00 00 and the entries relating there to shall be omitted ;

 

(viii)           in heading 4816, items 4816 10 00 and 4816 30 00 and the entries relating there to shall be omitted ;

 

(ix)for heading 4823, items 4823 12 00 and 4823 19 00 and the entries relating thereto,   the following heading and entries shall be substituted, namely:-

“4823               OTHER PAPER,PAPERBOARD,

CELLULOSE WADDING AND WEBS

OF CELLULOSE FIBRES,CUT TO

SIZE OR SHAPE; OTHER

ARTICLES OF PAPER PULP,

PAPER, PAPERBOARD, CELLULOSE

WADDING OR WEBS OF CELLULOSE

FIBRES

(x) in heading 4823,  for item 4823 60 00 and the entries  relating thereto,  the following items and entries shall be substituted, namely:-

 

                                   -  Trays, dishes, plates, cups

and the like, of paper or paperboard:

 

                        4823 61 00   --   Of bamboo                                        Free

                        4823 69 00   --   Other                                                Free “;

 

                                                                                   

(41)                in Section XI,-

(i)                  In the Note 1,

(a) in clause (a), for the word and  figures “ heading 0503” the word and figure            "heading 0511   shall be substituted;

 (b) in clause (e), the brackets and words “(for example, wadding, gauze,    bandages and similar articles for medical, surgical, dental or veterinary purposes, sterile surgical suture materials)”  shall be omitted ;

(ii)    for Note 13, the following Note shall be  substituted, namely:-

 

13. For the purposes of this Section and, where applicable, throughout this Schedule, the expression "elastomeric yarn" means filament yarn, including monofilament, of synthetic textile material, other than textured yarn, which does not break on being extended to three times its original length and which returns, after being extended to twice its original length, within a period of five minutes, to a length not greater than one and a half times its original length.

 

14. Unless the context otherwise requires, textile garments of different headings are to be classified in their own headings even if put up in sets for retail sale. For the purposes of this Note, the expression “textile garments” means garments  of headings 6101 to 6114 and headings 6201 to 6211.”;

 (iii)     in Sub-heading  Note 1, --

(a)   clause (a) shall be omitted;

(b)   clauses (b) to (k) shall be re-numbered as clauses (a) to (ij);

(c)   in clause (h) so re-numbered , for the words, brackets and letters “definitions” at (e) to (ij)”, the words, brackets and letters, “definitions” at (d) to (h)” shall be substituted;

 

(42)      in Chapter 50, in heading 5003, sub-heading 5003 10, items 5003 10 10 to 5003 10 90, sub-heading 5003 90, items 5003 90 10 to 5003 90 90 and the entries relating thereto, the following sub-heading, items and entries  shall be  substituted, namely:-

 

“5003 00       -          Silk waste (including cocoons                               

               unsuitable for reeling, yarn

               waste and garneted stock):

5003 00 10   --        Mulberry silk waste                                        Free

5003 00 20   --        Tussar silk waste                                           Free

5003 00 30   --         Eri waste                                                       Free

5003 00 40   --         Munga waste                                                 Free

5003 00 90   --         Other                                                             Free “;

 

(43)                in Chapter 51,-  in Note 1,-

 

(a)   in clause (b), for the word “camel”, the words and brackets “camel (including dromedary)”  shall be substituted;

                  (b) in clause  (c ), for the word and figures “ heading 0503”, the  word and figures           ” heading 0511” shall be substituted;

 

 (44)                  in Chapter 52,-

(i)                  in headings 5208, sub-headings 5208 53, items 5208 53 10 to 5208 53 90 and the entries relating thereto shall be omitted;

(ii)                in heading 5210,--

(a) sub-heading 5210 12, items 5210 12 10 and 5210 12 90 and the entries relating thereto shall be omitted;

   (b) sub-heading 5210 22, items 5210 22 11 to 5210 22 29 and the entries relating thereto shall be omitted;

 (c) sub-heading 5210 42, items 5210 42 10 to 5210 42 90 and the entries relating thereto shall be omitted;

(d) sub-heading 5210 52, items 5210 52 10 to 5210 52 90 and the entries relating thereto shall be omitted;

(iii)               in heading 5211, for item 5211 1900,  sub-headings   5211 21,  items 5211 21 10 to 5211 21 90, sub-heading 5211 22, items 5211 22 10 to 5211 22 90, sub-heading 5211 29, items 5211 29 10 to 5211 29 90, and the entries relating thereto, the following sub-heading, items and entries shall be substituted ,namely:-

“5211 19 00  -- Other fabrics                                                               Free 

5211 20        --    Bleached :                                                      

5211 20 10   ---  Shirting fabric                                                            Free 

5211 20 20 ---    Canvas (including duck)                                            Free 

                           of carded or combed yarn                  

5211 20 30   ---  Flannelette                                                                Free                          

5211 20 40   ---         Saree                                                                 Free                             

5211 20 50   ---         Crepe fabric including Crepe checks                   Free 

5211 20 60   ---        Twill fabrics                                                        Free                  

                       --       Other:

5211 20 91  ----  Zari bordered sari                                                     Free                    

5211 20 92----Dedsuti, dosuti, ceretonnes                                           Free                

                       and osamburge

5211 20 99---- Other                                                                          Free ”;

 

(45)                  in Chapter 53,-

(i)                   heading 5304, sub-heading 5304 10, items 5304 10 10 to 5304 90 00 and the entries relating thereto shall be omitted;

 

(ii)                for heading 5305, sub-headings 5305 11,  items 5305 11 10 to 5305 29 00, sub-heading 5305 90, items 5305 90 10 and 5305 90 90, and the entries relating thereto, the following heading, sub-heading, items and entries   shall be substituted, namely:-

 

“5305            COCONUT, ABACA (MANILA HEMP OR MUSA TEXTILIS NEE), RAMIE

 AND OTHER VEGETABLE TEXTILE  FIBRES,  NOT ELSEWHERE SPECIFIED OR INCLUDED, RAW OR PROCESSED BUT NOT SPUN; TOW, NOILS AND WASTE OF THESE FABRICS (INCLUDING YARN WASTE AND  GARNETED STOCK)

 

5305 00   -       Coconut, abaca (Manila hemp or Musa textilis Nee), ramie

      and other vegetable textile  fibres,  not elsewhere specified or

      included, raw or processed but not spun; tow, noils and waste

      of these fabrics (including yarn waste and  garneted stock):

5305 00 10   ---    Coir bristles fiber                                                  Free     

5305 00 20   ---     Coir mattress fiber                                               Free                    

5305 00 30   ---      Curled or machine twisted coir fibre                   Free 

5305 00 40   ---       Coir pith                                      

5305 00 50   ---       Of Abaca                                                            Free                             

5305 00 90   ---        of others                                                            Free ”;

 

(46)                  in Chapter 54,-

           

(i)                  for the Chapter heading, the heading Man-made filaments; strip and the like of man-made textile materials” shall be substituted ;

 

(ii)                for Note 1, the following  Note shall be substituted, namely:-

   

           “1. Throughout  this Schedule, the term ‘ man made fibres’ means staple  fibres and        filaments of  organic polymers produced  by manufacturing processes either:

 

 (a) by polymerisation of organic monomers to produce polymers such as polyamides, polyesters, polyolefins or polyurethanes, or by chemical modification of polymers produced by this process (for example, poly(vinyl alcohol) prepared by the hydrolysis of poly(vinyl acetate); or

 

(b)   by dissolution or chemical treatment of natural organic polymers (for example, cellulose) to produce polymers such as cuprammonium rayon (cupro) or viscose rayon, or by chemical modification of natural organic polymers (for example, cellulose, casein and other proteins, or alginic acid), to produce polymers such as cellulose acetate or alginates.

 

The terms “synthetic” and “artificial”, used in relation to fibres, mean: synthetic: fibres as defined at (a); artificial : fibres as defined at (b). Strip and the like of heading 5404 or 5405 are not considered to be man-made finres.

 

The terms “man-made”, “synthetic” and “artificial” shall have the same meaning when used in relation to “textile materials’.”;

 

(iii)  in heading 5402,-

 

(a)  for sub-heading 5402 10, items 5402 10 10 and 5402 10 90 and the entries relating thereto, the following  items and entries  shall be substituted, namely:-

 

-“High tenacity yarn of nylon or other polyamides:

 

5402 11 10  --               Of aramids                                         Free   

5402 19      -                Other:

5402 19 10 --          Nylon tyre yarn                                         Free              

5402 19 90 --               Other                                                  Free  “ ;        

 

 

(b) after item 5402 33 00  and the entries relating thereto, the following item and entries shall be inserted, namely: –

 

“5402 34 00    --      Of polypropylene                                     Free “;

 

 

(iv) in heading 5403, item 5403 20 00 and the entries relating thereto shall be omitted ;

 

(v) in heading 5404, for item 5404 10 00 and the entries relating thereto, the following sub-heading, items and entries  shall be substituted namely:-

 

        -  Monofilament:

5404 11 00    - -   Elastomeric                                                            Free                

5404 12 00    - -  Other, of polypropylene                                           Free 

5404 19         -  Other:                                    

5404 19 10   - - Catgut imitation of synthetic yarn,                             Free 

                        non-sterile                                          

5404 19  20  - -  Strip and the like of synthetic                                   Free 

                         fibre material                                     

5404 19  90   - -  Other                                                                       Free “;

 

(vi) for heading 5406,for items 5406 10 00 and 5406 20 00 and the entries relating thereto, the following item and entries shall be  substituted, namely:-

 

“5406 00          Man-made filament yarn                   

(other than sewing thread),

put up for retail sale

 

5406 00 10      --- Synthetic filament yarn                                           Free 

5406 00 20      --- Artificial filament yarn                                             Free “;

 

(47)                  in Chapter 55,--

 

(i)                  in heading 5501, after item 5501 30 00 and the entries relating thereto, the following item and entries shall be inserted, namely: -

 

“5501 40 00      of polypropylene                                 Free  “;           

 

(ii)                in heading 5503,  for item 5503 10 00 and the entries relating there to, the following items and entries shall be substituted, namely:-

 

                       -  Of nylon or other polyamides:

 

  5503 11 00      -- Of aramids                                      Free 

  5503 19 00      -- Other                                               Free ”;

 

 

(iii)               in heading 5513, items 5513 22 00, 5513 32 00, 5513 33 00, 5513 42 00, 5513 43 00 and the entries relating thereto shall be omitted ;

 

(iv)               in heading 5514,--

 

(a)sub -heading 5514 13, items 5514 13 10 and 5514 13 20, and the entries relating thereto shall be omitted;

 

 

(b)for items 5514 29 00 to  5514 39 00  and the entries relating thereto, the following sub-heading, items and entries  shall be substituted, namely:-

 

“5514 29 00     -- Other woven fabrics                        Free

5514 30           -    Of yarns of different colours;        

   5514 30 11      --- Of polyester staple fibres,              Free

Plain weave

             5514 30 12     --- 3-thread or 40thread twill,              Free

Including cross twill, of

Polyester staple fibres

 5514 30 13     ---  Other woven fabrics of polyester  Free

staple fibres

 5514 30 19     --- Other woven fabrics                       Free ”;

 

(v) in heading 5515,  sub-heading 5515 92, items 5515 92 10 to  5515 92 90, and the entries  relating thereto shall be omitted;

 

(48) in Chapter 56,-

           

  (i) in  Note 1, in clause (e), for the brackets, word and  figures “(Section XV)”, the brackets, words and  figures  “(generally Section XIV or XV)” shall be substituted;

 

(ii) in heading 5604, sub-heading 5604 20, items 5604 20 10 and 5604 20 90, and the entries relating thereto shall be omitted ;

 

(iii) in heading 5607, sub-heading 5607 10, items 5607 10 10 and 5607 10 90 and the entries relating thereto shall be omitted ;

 

(49)in Chapter 57, --

 

(i) in heading 5702,  for item 5702 49 90, subheading 5702 51, items  5702 51 10  to 5702 51 90, sub-heading 5702 52, items 5702 52 10 to 5702 52 90, sub-heading 5702 59, items 5702 59 10 to 5702 59 90  and  the entries relating thereto,  the following  items and entries shall be substituted, namely:-

 

“5702 49 90     -- Other                                                           Free

5702 50           -- Other, not of pile construction,  not made up:

                        -- Of man-made textile materials:

5702 50 21    ---   Carpets, Carpeting and rugs                     Free                                                  5702 50 22    ---   Mats & matting                                         Free                            

5702 50 29    ---   Other                                                          Free

                      ---   Of other textiles materials:                         Free

5702 50 31    ---   Carpets and other floor coverings,            Free

     Of cotton other than durries

5702 50 32      --  Carpets and other floor                              Free

    Coverings, of silk

5702 50 33      --  Place mat and other similar goods            Free

5702 50 39    ---   Other                                                          Free “;       

 

(50)      in Chapter 58, in heading 5803,  sub-headings 5803 10, items 5803 10 10 to  5803 10 90, sub-heading 5803 90, items 5803 90 10 to 5803 90 90 and entries relating thereto, the following sub-heading, items and entries  shall be substituted, namely:-

 

“5803 00              -  Gauze, other than narrow fabrics                

      of heading 5806:

---  Of cotton :                                          

5803 00  11    ----  Unbleached                                               Free                        

5803 00  12    ----  Bleached                                                               Free                           

5803 00  13    ----  Piece dyed                                                            Free

5803 00  14    ----  Yarn dyed                                                              Free

5803 00  15    ----  printed                                                                   Free

5803 00  19    ----  other                                                                      Free

                    ---  Of other textile materials :                                        

5803 00  91 ---- Of silk or silk waste                                                   Free

5803 00  92 ----  Of synthetic fibre                                                      Free

5803 00  91 ----   Of artificial fibre                                                       Free

5803 00  99 ---- Other                                                                         Free ”;

 

(51) in Chapter 59, in the Note 5, in clause (h), for the brackets, word and figures “(Section XV)” the brackets, words and figures “(generally Section XIV or XV)”  shall be substituted ;

 

(52)in Chapter 60, in heading 6005, item 6005 10 00 and the entries relating thereto shall be omitted ;

 

(53) in Chapter 61,-

           

(i) in heading 6101, sub-heading 6101 10,  items 6101 10 10 to  6101 10 90 and the entries relating thereto shall be omitted ;

 

      (ii) for  heading 6103, items 6103 11 00, 6103 12 00,  sub-heading 6103 19, items 6103 19 10 to  6103 21 00 and the  entries relating thereto,  the following heading, sub-heading, items and entries shall  be substituted, namely:-

 

“6103                   MEN’S OR BOY’S SUITS,

ENSEMBLES, JACKETS,

 BLAZERS, TROUSERS,

BIB AND BRACE OVERALLS,

BREECHES AND SHORTS

(OTHER THAN SWIM WEAR),

KNITTED OR CROCHETED

 

“6103 10        -   Suits:                                   

 6103 10 10  ----  Of silk                                                          Free                             

 6103 10 20  ----  Of  cotton                                                    Free

 6103 10 30  ----  Of artificial fibres                                         Free

 6103 10 90  ----  Other                                                           Free  ”;

 

(iii) in heading 6104, items 6104 11 00, 6104 12 00 and  6104 21 00  and the  entries relating thereto shall be omitted ;

 

(iv) in heading 6107, sub-heading 6107 92, items  6107 92 10 and 6107 92 20  and the entries relating there to shall be omitted ;

 

(v) in heading 6111, item 6111 10 00 and the entries relating thereto shall be omitted ;

 

  (vi) in heading  6114, item  6114 10 00 and  the entries  relating  thereto shall be omitted ;

 

(vii)for heading 6115,items 6115 11 00, 6115 12 00, sub-heading 6115 19, items 6115 19 10 to 6115 19 90, sub-heading 6115 20, items 6115 20 10 to 6115  93 00 and the entries relating thereto, the following heading, sub-heading, items and entries  shall be substituted, namely:-

 

 

“6115               PANTY HOSE, TIGHTS, STOCKINGS,

SOCKS AND OTHER HOSIERY,

INCLUDING GRADUATED

COMPRESSION HOSIERY

 (FOR EXAMPLE, STOCKINGS

 FOR VARICOSE VEINS) AND

 FOOTWEAR WITHOUT APPLIED

SOLES, KNITTED OR CROCHETED

 

 

 6115 10  00   -Graduated compression hosiery                   Free

             (for example, stockings for

                       varicose veins):               

       6115 21           - Other panty hose and tights :

            6115 21 00 --- Of synthetic fibres, measuring                       Free

                                    per single yarn less than 67  decitex

       6115 22 00 --- Of synthetic fibres, measuring                       Free

                                    per single yarn 67 decitex or   more

6115 29   --      Of other textile materials:

6115 29 10 ---   Of silk                                                            Free

            6115 29 20 ---  Of wool or fine animal hair                             Free

6115 29 30 ---   Of artificial fibres                                           Free

6115 29 90 --   Other                                                               Free

6115 30  00   -- Other women's full-length or                         Free

                                     knee-length hosiery, measuring       

                                     per single yarn less than 67 decitex:

6115 94 00 ---- Of wool or fine animal hair                             Free

6115 95 00 ---- Of cotton                                                        Free

6115 96 00  --- Of synthetic fibres                                          Free ”;

 

(viii)in heading 6117, sub –heading 6117 20, items 6117 20 10 to 6117 20 90 and the entries relating thereto shall be omitted;

           

(54) in Chapter 62,--

 

(i) in heading  6203,  item 6203 21 00 and the entries  relating  there to shall    be omitted;

 

(ii)in headings 6205,  item 6205 10 00 and the entries  relating  there to shall be omitted;

 

(iii)in headings 6207,  item 6207 92 00 and the entries  relating  there to shall be omitted;

 

(iv)in headings 6209,  item 6209 10 00 and the entries  relating  there to shall be omitted;

 

(v)in headings 6211,  item 6211 31 00 and the entries  relating  there to shall be omitted;

 

(vi) in headings 6213,  item 6213 10 00 and the entries  relating  there to shall be omitted;

 

(55)      in Chapter 63,-

 

(i) in headings 6302,  item 6302 52 00 and 6302 92 00 and the entries  relating  thereto shall    be omitted;

 

   (ii)in headings 6303,  item 6203 11 00 and the entries  relating  there to shall be omitted;

 

(iii)in headings 6306,--

 

(a) items 6306 11 00 and 6306 21 00 and the entries  relating  there to shall be omitted;

 

   (b) for item 6306 29 90, 6306 31 00, sub-heading 6306 39, items 6306 39 10 to 6306 49 00 and the entries relating thereto, the following items and the entries shall be substituted, namely:-

 

            “6306 29 90     ---Other                                                           Free

              6306 30 00    --  Sails                                                            Free

              6306 40 00    --  Pneumatic mattresses                               Free “;

 

(56)      in Chapter 64,-

 

(i) in headings 6401,  sub-heading 6401 91, items 6401 91 10 and 6401 91 90 and the entries  relating  there to shall    be omitted;

 

(ii)in headings 6402,  sub-heading 6402 30,  items 6402 30 10 and 6402 30 90 and the entries  relating  there to shall be omitted;

 

  (iii) in headings 6403,  item 6403 30 00 and the entries  relating  there to shall be omitted;

 

(57) in Chapter 65,-

 

(i) item 6503 00 00 and the entries relating there to shall be omitted ;

 

(ii) in heading 6506, item 6506 92 00 and the entries  relating  thereto shall be omitted;

 

(58) in Chapter 66,  in heading 6603, sub-heading 6603 10,  items 6603 10 10 and  6603 10 90 and the  entries relating thereto shall be omitted ;

 

(59) in Chapter 68,-

 

(i) in heading 6802, item 6802 22 00 and the entries  relating there to shall be omitted;

 

(ii) in heading 6811, for item 6811 10 00, sub-headings 6811 20, items 6811 20 10 to 6811 20 90,  sub-heading 6811 30, items 6811 30 10 to  6811 90 00, and the entries relating thereto, the following sub-heading, items and entries shall be substituted,  namely:-

 

“6811 40       -- Containing asbestos:            

6811 40 10  --- Asbestos – cement sheets                Free    

6811 40 20  --- Asbestos – cement tiles                     Free

6811 40 90 --- Other                                                   Free

  -   Not containing asbestos :

           

6811 81 00  --- Corrugated sheets                             Free

                        6811 82 00   --- Other sheets, panels,                       Free

    tiles and similar articles

6811 83 00  --- Tubes, pipes and tube or                   Free

   pipe fittings

                        6811 89 00 --- Other articles                                      Free ”;

 

(iii) in heading 6812,   for the  item 6812 50 00, sub-heading 6812 60, items 6812 60 11 to 6812 70 00 , sub-heading 6812 90, items 6812 90 11 to 6812 90 90 and the entries relating thereto the following sub-headings items, and entries shall be substituted, namely:-

 

           “6812 80 00        -   Of crocidolite                                           Free          

   --  Other :

            6812 91 00    ---        Clothing, clothing                                Free

                                                accessories, footwear

                                       and headgear:

6812 92                   ---  Paper, millboard and felt:                 

                                       ---Millboard:

            6812 92 11                  ----Asbestos                                        Free

            6812 92 19                   ----Other                                             Free    

            6812 92 90                  ---Other                                               Free

            6812 93 00     ---  Compressed asbestos fibre                      Free

      jointing, in sheets or rolls

           6812 99                        --   Other:

--- Lagging compounds :

 6812 99 11 ---- Asbestos                                                         Free

 6812 99 19 ---- Other                                                               Free

--- Asbestos packing joints and gaskets :

 6812 99 21 ---- Packing joints                                                  Free

6812 99 22 ---- Gaskets                                                            Free

6812 99 90 --- Other                                                                 Free  “;

 

(iv)in heading 6813, for items 6813 10 00, sub-heading 6813 90, items 6813 90 10 and 6813 90 90, and the entries relating thereto, the following sub-heading, items and entries shall be substituted, namely:-

 

“ 6813 20                     -- Containing asbestos:         

  6813 20 10             --- Brake lining and pads                     Free

  6813 20 90             --- Asbestos friction materials                         Free

--Not containing asbestos :

  6813 81 00                --- Brake linings and pads                               Free    

  6813 89 00              ---   Other                                                        Free ”;

 

(60) in Chapter 70,-

 

(i)  in Sub-heading Note, for the word and figures “sub-headings 7013 21 and 7013 31”, the  words and figures “items 7013 22 00, 7013 33 00, 7013 41 00” shall be substituted;

 

 (ii) item 7012 00 00  and the  entries relating thereto shall be omitted ;

 

 (iii) for  heading 7013,  items 7013 10 00 to  7013 39 00, sub-heading 7013 91, items 7013 9110,  7013 91 90, sub-heading 7013 99, items 7013 99 10 and  7013 99 90, and the  entries relating thereto, the following  heading, items and entries shall be substituted, namely:-

 

“7013              GLASSWARE OF A KIND USED

FOR TABLE, KITCHEN, TOILET,

OFFICE, INDOOR DECORATION

OR SIMILAR PURPOSES (OTHER

THAN THAT OF HEDING 7010 OR 7018)

 

  7013 10 00    -- Of glass-ceramics                                      Free

                                   

             -  Stemware drinking glasses,

             other than of glass-ceramics :

 

             7013 22 00     -- Of lead crystal                                             Free    

             7013 28 00     -- Other                                                           Free

- Other drinking glasses,

other   than of glass ceramics :

 7013 33 00     -- Of lead crystal                                             Free

 7013 37 00     -- Other                                                           Free

            - Glassware of a kind used for table

             (other than drinking glasses) or

                                    kitchen purposes, other than of

            glass-ceramics :

             7013 41 00     --Of lead crystal                                              Free

 7013 42 00     -- Of glass having a linear                   Free

             coefficient of expansion not

            exceeding 5 x 10-6 per Kelvin

            within a temperature range of

            0 °C to 300 °C

7013 49 00      -- Other                                               Free

                        -Other glassware :

7013 91 00      -- Of lead crystal                                 Free

7013 99 00      -- Other                                               Free “;

                                   

 

(61) in Chapter 71,-

 

 (i) in Note 2,  for the brackets and letters “(a)” and “(b)” wherever they occur,  the brackets and letters “(A)” and “(B)” shall respectively  be substituted;

 

 (ii)in Note 4,  for the brackets and letters “(a)”, “(b)” and “(c), except “2(b)”,  the brackets and letters “(A)”, “(B)” and “(C)” shall respectively be substituted ;

 

 (iii)for Note 9, the following  Note shall be substituted, namely:-

           

“ 9. For the purposes of heading 7113, the expression “articles of jewellery” means:

 

(a) any small objects of personal adornment (for example, rings, bracelets, necklaces, brooches, ear-rings, watch-chains, fobs, pendants, tie-pins, cuff-links, dress-studs, religious or other medals and insignia); and

 

(b) articles of personal use of a kind normally carried in the pocket, in the handbag or on the person (for example, cigar or cigarette cases, snuff boxes, cachou or pill boxes, powder boxes, chain purses or prayer beads).

 

These articles may be combined or set, for example, with natural or cultured pearls, precious or semiprecious stones, synthetic or reconstructed precious or semi-precious stones, tortoise shell, mother-of-pearl, ivory, natural or reconstituted amber, jet or coral.”

 

(iv)in  Sub-heading Note 2, for figure, brackets and letter “4 (b)”, the figure,  brackets and letter “ 4(B)” shall be substituted ;

 

(62) in Chapter 72,-

 

(i) in  heading 7225,  sub-heading 7225 20, items 7225 20 11 to 7225 20 29  and the  entries relating thereto shall be omitted ;

 

(ii) in heading7226, items7226 93 00 and  7226 94 00 and the  entries relating thereto ,shall be omitted ;

 

 (iii) in  heading 7229, item 7229 10 00 and the  entries relating thereto, shall be omitted ;

 

(63) in Chapter 73, -

    

(i) in heading 7304, for sub-headings 7304 10 , items 7304 10 11 to 7304 10 29, sub-heading 7304 21, items 7304 21 10,7304 21 90, sub-heading 7304 29, items 7304 29 10, 7304 29 90, sub-heading 7304 31, items 7304 31 11 to 7304 31 39, sub-heading 7304 39, items 7304 39 11 to 7304 49 00, sub-heading 7304 51, items 7304 51 10 to 7304 51 30, sub-heading 7304 59, items 7304 59 10 to 7304 90 00 and the entries relating thereto, the following sub-headings, items and entries shall be substituted, namely:-

 

                         “ -Line pipe of a kind used for oil and gas pipelines:

 

7304 11           --       Of stainless steel:                               

7304 11 10      ----       Tubes and pipes                                             Free

7304 11 20      ----       Blanks for tubes and pipes                             Free

7304 11 90      ----       Other                                                              Free

7304 19           --       Other:              

7304 19 10      ----       Tubes and pipes                                             Free

7304 19 20      ----       Blanks for tubes and pipes                             Free

7304 19 90      ----       Other                                                               Free

                        -           Casing, tubing and drill pipe, of          

a kind used in drilling for oil or gas:

7304 22 00      --            Drill pipe of stainless steel                            Free

 7304 23          --            Other drill pipe:

7304 23 10     ----        Of iron                                                             Free

7304 23 90     ----        Other                                                               Free

7304 24 00      --            Other, of stainless steel                                Free

 

7304 29           --             Other:                                              

7304 29 10      ----          Of iron                                                          Free

7304 29 90      ----          Other                                                            Free

                          -            Other, of circular cross-                             

   section, of iron or non-alloy steel:

 

7304 31           --             Cold-drawn or cold –rolled (cold-reduced)

                        ---        Up to 114.3 mm outer diameter:

7304 31 11      ----       Of iron                                                             Free

7304 31 19      ----       Other                                                               Free

                        ---        Above 114.3 mm but up to

           219.1 mm outer diameters

7304 31 21      ----       Of iron                                                             Free

7304 31 29      ----       Other                                                               Free

                        ---        Above 219.1 mm diameter

7304 31 31      ----       Of iron                                                             Free

7304 31 39      ----       Other                                                               Free

7304 39           --          Other:

                        ---        Up to 114.3 mm outer diameter       

7304 39 11      ----       Of iron                                                             Free

7304 39 19      ----       Other                                                               Free

                        ---        Above 114.3 mm but up to 219.1 mm outer diameters:                   

 

7304 39 21      ----       Of iron                                                             Free

7304 39 29      ----       Other                                                               Free

                        ---        Above 219.1 mm diameter:

7304 39 31      ----       Of iron                                                             Free

7304 39 39      ----       Other                                                               Free

                        -           Other, of circular cross section,

            of stainless steel:

 

7304 41 00      --          Cold Drawn or cold rolled                               Free

            (cold reduced)

7304 49 00      --          Other                                                               Free

                        --          Other, of circular cross section,

 of alloy steel: 

                                   

7304 51           --          Cold- drawn or cold rolled  (cold reduced):

           

7304 51 10      ---        Up to 114.3 mm diameter                               Free

 

7304 51 20      ---        Above 114.3 mm but up to 219.1                    Free

 mm outer diameter                           

 

7304 51 30      ---        Above 219.1 mm outer diameter                    Free

 

7304 59           --          Other:

 

7304 59 10      ---        Up to 114.3 mm diameter                              Free

           

7304 59 20      ---        Above 114.3 mm but up to 219.1                    Free

 mm outer diameter                           

 

7304 59 30      ---        Above 219.1 mm outer diameter                    Free

           

7304 90 00      --          Other                                                              Free  “;                                                                                                                                   

 

(ii)  in heading 7306, for the sub-heading 7306 10 , items 7306 10 11 to 7306 10 29, sub-heading 7306 20, items 7306 20 10 to 7306 20 90, sub-heading 7306 30, items 7306 30 10 to 7306 50 00, sub-heading 7306 60, items 7306 60 10 and 7306 60 90 and the entries  relating thereto, the following sub-headings, items  and  the entries shall be substituted, namely :-

       

-    “-Line pipe of a kind used for oil or gas pipeline:

   

7306 11 00      --             Welded, of stainless steel                           Free

                                   

7306 19           --             Other:

                        --          Galvanised pipes:                              

 

7306 19 11      -- Of iron                                                                      Free

7306 19 19      --  Other                                                                      Free

-- Non galvanised pipes:                                

 

7306 19 21      --  Of iron                                                                     Free

7306 19 29      -- Other                                                                       Free

-Casing and tubing of a kind

used in drilling for oil or gas:

 

7306 21 00      --              Welded, of stainless steel                          Free

7306 29           --             Other:                                  

7306 29 11      ---           Of iron                                                          Free

7306 29 19      ---           Other                                                            Free

7306 30           -  Other, welded, of circular cross- section, of iron or non- alloy steel:                     

7306 30 10      --          Of Iron                                                                         Free

7306 30 90      --          Other                                                                           Free

7306 40 00      --  Other, welded, of circular cross-cross section, of                         Free

stainless steel                                    

7306 50 00      -  Other, welded, of circular cross- section,                           Free

of other alloy steel                                                                              

- Other, welded, of non-circular cross section:

7306 61 00      --             Of square or rectangular- cross- section :              Free

7306 69 00      ---          Of other non-circular cross- section:                       Free

7306  90          -             Other:                                   

--          ERW precision tubes:

7306 90 11      ---        Of iron                                                                         Free

7306 90 19      ---        Other                                                                           Free

7306 90 90      ---        Other                                                                           Free  “;

 

(iii) in heading 7314, item 7314 13 00 and the entries relating  thereto shall be omitted;

 

 (iv) in heading 7319, sub-heading 7319 10, items 7319 10 10 to 7319 10 90 and the entries relating  thereto shall be omitted;

 

 (v) in heading 7321, for sub-heading 7321 13, items 7321 13 10 to  7321 13 90, sub-heading 7321 83, items 7321 83 10 and 7321 83 90 and the entries  relating thereto,  the following sub-headings, items and entries   shall be  substituted, namely :-

 

“7321 19          -             Other, including appliances for solid fuel:    

7321 19 10      --          Cookers and kitchen stoves                                       Free

7321 19 90      ---        Other stoves and appliances                                      Free

7321 89           ---        Other, including appliances for solid fuel:      

7321 89 10      --- Clay tandoor (oven with iron                                              Free

     or steel body and earthern grates)

7321 89 90      --- Other                                                                                  Free “;

 

(64) in Chapter 74, -

 (i) in Note 1, in clause (f),  the paragraph beginning with the words “ In the case of” and ending  with the words  ” exceeds 6mm” shall be omitted;

 

(ii)  in heading 7401, for items 7401 10 00 and 7401 20 00 and the entries relating there to,  the following sub-heading, items and  entries shall be substituted, namely:-           

 

“ 7401 00         - Copper mattes; cement

                          copper precipitated copper):

7401 00 10      --Copper mattes                                                         Free

7401 00 90      --Cement Copper (precipitated copper)                     Free  “; 

 

(iii)  in heading 7403, sub-heading 7403 23, items  7403 23 10and   7403 23 20  and the  entries relating thereto shall be omitted;

 

 (iv)  in heading 7407,  sub-heading  7407 22,  items  7407 22 10 and 7407 22 20 and the  entries relating thereto shall be omitted;

 

(v)heading 7414, sub-heading 7414 20, items 7414 20 10  to 7414 20 90, sub-heading 7414 90, items 7414 90 10 to 7414 90 90 and the entries relating thereto shall be omitted;

 

(vi) item 7416 00 00 and the entries relating thereto shall be omitted;

 

(vii) heading  7417, sub-heading 7417 00, items 7417 00 11 to 7417 00 99 and the entries relating thereto shall be omitted;

 

(65)  in Chapter 78, -

 

(i)heading 7803, sub-heading 7803 00, items 7803 00 11 to 7803 00 30 and the entries relating there to shall be omitted;

 

  (ii) heading 7805,sub-heading 7805 00, items  7805 00 10 and 7805 00 20 and  the entries relating there to shall be omitted;

.

(66) in  Chapter 79,  heading 7906, sub-heading 7906 00, items 7906 00 10 and  7906 00 20 and the  entries relating there to shall be omitted;

 

(67) in Chapter 80, -

 

      (i) in Note 1, in clause (d),  the paragraph beginning with the word and figures “ Heading 8004” and ending with the words “ other  headings” shall be omitted ;

 

(ii)heading 8004, sub-heading 8004 00, items  8004 00 10 and 8040 00 90 and the entries relating thereto shall be omitted ;

 

(iii) item  8005 00 00 and the entries relating thereto shall be omitted;

 

(iv) heading 8006, sub-heading 8006 00, items  8006 00 10 and 8006 00 20 and the entries relating thereto shall be omitted ;

 

(68)  in Chapter 81,  -

 

 (i) in heading 8101, sub-heading 8101 95, items 8101 95 10 and 8101 95 90   and the entries relating thereto shall be omitted ;

 

(ii)in heading 8112, sub-heading 8112 30,  items  8112 30 10 to  8112 30 90, sub-heading 8112 40,  items  8112 40 10to 8112 40 90 and the entries relating thereto shall be omitted ;

 

(69) in Chapter 83, in item 8311 90 00, in the entry column(2), the words “including parts” shall be omitted;

 

(70)      in Section XVI,

 

 (i) in Note 1, in clause (b), for the   word and figures  “heading 4204”  the   word and figures  “heading 4205” shall be substituted;

     

 (ii) in Note 2, in clauses  (a) and (c), for the figures ”8485”,the figures  “8487”shall be substituted ;

                       

(71)  in Chapter 84, -

 

 (i) in Note 1, for clauses  (e) and (f), the following  clauses shall be substituted, namely:-       

           

“(e) vacuum cleaners of heading 8508;

 

           (f) electro-mechanical domestic appliances of heading 8509; digital cameras of heading 8525; or

 

           (g) hand-operated mechanical floor sweepers, not motorised (heading 9603)”;.

 

(ii) in Note  2,-

 

(a)  for the portion  beginning with the  words” Subject to” and ending with the words “ not the latter”, the following shall be  substituted, namely:-

 

“Subject to the operation of Note 3 to Section XVI and subject to Note 9 to this Chapter, a machine or appliance which answers to a description in one or more of the headings 8401 to 8424, or heading 8486 and at the same time to a description in one or other of the headings 8425 to 8480 is to be classified under the appropriate heading of the headings 8401 to 8424 or under the heading 8486, as the case may be, and not under the headings 8425 to 8480”.

 

  (b)   for the brackets, words and  figures     (heading 8443 or 8471)”, the  brackets, words and  figures “ (heading 8443).” shall be substituted ;

 

 

 (iii)    for Note 5, following shall be substituted, namely:-

 

 “5(A) For the purposes of heading 8471, the expression “automatic  data processing machine” means machines capable of :

 

(i)                  storing the processing programme or programmes and at least the data mmediately necessary for the execution of the  programme;

;

(ii)                being freely programmed in accordance with the requirements of the user;

 

(iii)               performing arithmetical computations specified by the user; and

 

             (iv)      executing, without human intervention, a processing programme which requires them to modify their execution, by logical decision during the processing run.

 

(B)   Automatic data processing machines may be in the form of systems consisting of a variable number of separate units.

 

 (C)    Subject to paragraphs (D) and (E) , a unit is to be regarded as being part of an automatic data processing system if it meets all of the following conditions :

 

      (i)         It is of a kind solely or principally used in an automatic data processing system;

 

      (ii)        it is connectable to the central processing unit either directly or through one or more other units; and

 

      (iii)       it is able to accept or deliver data in a form (codes or signals) which can be used by the system.

 

      Separately presented units of an automatic data processing machine are to be classified in heading 8471.

 

      However, keyboards, X-Y co-ordinate input devices and disk storage units which satisfy the conditions of  (ii) and  (iii) above, are in all cases to be classified as units of heading 8471.

 

      (D) Heading 8471 does not cover the following when presented separately, even if they meet all of the conditions set forth in  paragraph (C) above :

           

            (i)Printers, copying machines, facsimile machines, whether or not combined;

 

(ii) apparatus for the transmission or reception of voice,images or other data, including apparatus forcommunication in a wired or wireless network (such as a

local or wide area network);

 

(iii)loudspeakers and microphones;

 

(iv) television cameras, digital cameras and video camera recorders;

 

(v)  monitors and projectors, not incorporating television reception apparatus.

 

             (E)machines incorporating or working in conjunction with an automatic data processing machine and performing a specific function other than data processing are to be classified in theheadings appropriate to their respective functions or, failing

      that, in residual headings.”

 

(iv)after Note, 8 ,  the following Note shall be  inserted, namely:-

 

“9. (A)  clauses (a) and (b) of Note 8 to Chapter 85  shall also apply   respectively to the expressions “semiconductor devices” and “electronic integrated circuits”,   used in this Note and in heading 8486. However, for the purposes of this Note and  heading 8486, the expression “semiconductor devices” also covers photosensitive semiconductor devices and light emitting  diodes.

 

                    (B)    For the purposes of this Note and  heading 8486, the expression “manufacture of flat panel displays” covers the fabrication of substrates into a flat panel. It does not cover the manufacture of glass or the assembly of printed circuit boards or other electronic components onto the flat panel.

 

The expression “flat panel display” does not cover cathode-ray tube technology.

 

(C)  Heading 8486 also includes machines and apparatus solely or principally of a kind used for :

 

(i)the manufacture or repair of masks and reticles;

 

(ii)   assembling semiconductor devices or electronic   integrated circuits; and

 

(iii)   lifting, handling, loading or unloading of boules, wafers,  semiconductor devices, electronic integrated circuits and flat panel displays.

 

(D) Subject to Note 1 to Section XVI and Note 1 to Chapter 84,machines and apparatus answering to the description in heading 8486 are to be classified in that heading and in no other heading of the schedule” ;

 

 

(v)in Sub-heading Note 1, for the figure, brackets and letter “Note 5(B)”, the figure, brackets and letter “Note 5(C)” shall be substituted;

 

(vi)in heading 8418,--

 

(a) items 8418 22 00 the  entries relating there to shall be omitted:   

                                            

(b) in  item 8418 50 00, for  the  entry in column (2), the following entry shall be substituted, namely:-   

 

“ other furniture (chests, cabinets, display counters, showcases and the like) for storage and display,             incorporating refrigerating or freezing equipment”;   

 

 

(c)   in  item 8418 61 00, for  the  entry in column (2), the following entry shall be substituted, namely:-   

 

             “-- Heat pumps other  than air conditioning  machines of heading 8415”.

 

             (vii) in heading 8425, item 8425 20 00 and the entries relating thereto shall be omitted;

 

             (viii)  in heading 8428, sub- heading 8428 50, items 8428 50 10 to 8428 50 90 and the entries relating thereto shall be omitted;

 

            (ix) in  heading 8442,-

 

 (a) for  the entry in column (2), the following entry shall be substituted, namely:--

                       

“ MACHINERY, APPARATUS AND EQUIPMENT (OTHER THAN THE MACHINE- TOOLS OF HEADINGS 8456 TO 8465) FOR PREPARING OR MAKING PLATES, CYLINDERS OR OTHER PRINTING COMPONENTS; PLATES, CYLINDERS AND OTHER PRINTING COMPONENTS; PLATES, CYLINDERS AND LITHOGRAPHIC STONES, PREPARED FOR PRINTING PURPOSES (FOR EXAMPLE, PLANED, GRAINED OR POLISHED).”

 

 (b) item 8442 10 00, sub-heading 8442 20, items 8442 20 10 to 8442 20 90 and the entries relating thereto shall be omitted ;

 

  (c) in sub-heading 8442 30,  in entry in column (2), for the words  “Other machinery” the word “Machinery” shall substituted ;

 

            ( d)  for sub-heading 8442 50, items 8442 50 10 to 8442 50 90 and the entries relating thereto,  the following sub- heading, items and entries shall be substituted, namely:-

 

“844250           -   Plates, cylinders and other printing components;

 plates, cylinders and lithographic stones,

 prepared for printing purposes( for example,

planed, grained or polished:.          

8442 50 10      --Plates and cylinders                                    Free

8442 50 20      --Lithographic plates                                      Free

                                                --- Plate, cylinder and lithographic stones prepared for

                 printing purposes:

8442 50 31 ---- Plate and cylinder for                                     Free

textile printing machine   

8442 50 39 ---- Other:                                                 Free

8442 50 40      ---Highly polished copper sheets for               Free

                                                making blocks                                    

8442 50 50      ---Highly polished zinc sheets                       Free

                                    for making process blocks                

8442 50 90      ----Other                                                         Free  “;

 

(x) for  heading 8443, items 8443 11 00 to 8443 51 00, sub-heading 8443 59,  items 8443 59 10 to 8443 59 90, sub heading 8443 60, items 8443 60 10 to 8443 60 90, sub –heading 8443 90, items 8443 90 10 and 8443 90 90 and  the entries relating thereto, the following heading, sub-heading, items and entries shall be substituted, namely:-

 

“8443              PRINTING MACHINERY USED FOR

PRINTING BY MEANS OF PLATES,

 CYLINDERS AND OTHER  PRINTING

COMPONENTS OF HEADING 8442; 

 OTHER PRINTERS, COPYING

MACHINES AND  FACSIMILE MACHINES,

 WHETHER OR NOT COMBINED; PARTS

AND ACCESSORIES THEREOF.

 

-Printing machinery used for

  - printing by means of plates,

   cylinders and other printing

  components of heading 8442 :

 

8443 11 00      ---Off set printing machinery, reel fed                         Free

8443 12 00      ---Offset printing machinery, sheet-fed,                     Free

office type (using sheets With one side

 not exceeding 22 cm and the other side not

 Exceeding 36 cm in the unfolded state)    

8443 13 00      ---Other offset printing machinery                              Free

8443 14 00      --- Letterpress printing machinery, reel fed,               Free

 excluding  flexography printing                           

8443 15 00      --- Letterpress printing  machinery,                            Free

     other than reel fed,

                             excluding flexographic printing

8443 16 00      ---Flexographic printing machinery                            Free

8443 17 00      --- Gravure printing  machinery                                  Free

8443 19 00               Other                                                               Free

                                                                                   

Other printers, copying machines

and facsimile machines,

                        whether or not combined :

8443 19 00      ---Other printers, copying machines and

 facsimile machines whether or

 not combined                                                     

8443 31 00        --- Machines which perform two or                           Free

more of the functions of

                                printing, copying or facsimile

 transmission, capable of connecting

 to an automatic data processing

machine or to a network                     

8443 32 00      ---Other, capable of connecting to an                         Free

automatic data processing

machine or to a network                          

8443 39           --          Other   :                                                           Free                                        

8443 39 10 --- Flat bed printing presses                                            Free                            

8443 39 20 --- Platen printing presses                                               Free                                        

8443 39 30 --- Proof presses                                                                         Free                                        

                   --- Machinery for printing repetitive word

                      or design or colour :

8443 39 41 ---- On cotton textile                                                         Free                                        

8443 39 49 ---- Other                                                                          Free                                        

- Machines for uses ancillary to printing:

8443 39 51 ---- Automatic feeders and sheet delivering machine     Free    

8443 39 52 ----Serial numbering machines                                        Free                                        

8443 39 53 ----Folders, guzmnos perforators and staplers               Free    

8443 39 59 --- Other                                                                          

 

-Parts and accessories :

 

8443 91 00      --- Parts and accessories of printing                          Free

 machinery used for printing by means

 of plates, cylinders  and other

                            printing components of heading 8442         

8443 99 00      ---        Other                                                               Free ” ;

 

(xi) in heading 8448, sub-heading 8448 41, items 8448 41 10 to 8448 41 90, and the entries relating thereto shall be  omitted;

 

(xii) in heading 8456, for items 8456 30 00, 8456 91 00 sub-heading  8456 99,  items 8456 99 10 and 8456 99 90 and the entries relating thereto, the following  sub-heading, items and entries shall substituted, namely:-

 

“8456 30 00     --- Operated by electro-discharge                              Free

     processes

“8456 90          - Other :                                                                       Free

8456 90 10      -- For dry etching pattern on                                       Free

    Semi conductor material                           

8456 90 20      -- Electro chemical machines                                                Free

8456 90 90      --  Other                                                                      Free

 

(xiii) for  heading 8469, items 8469 11 00 , 8469 12 00, Sub-heading 8469 20, items 8469 20 10 and 8469 20 90, sub-heading 8469 30,  items 8469 30 10 and 8469 30 90 and the  entries relating thereto, the following  heading, sub-heading,  items and entries shall substituted, namely:-

 

“8469              TYPEWRITERS OTHER THAN

PRINTERS  OF HEADING 8443;

WORD-PROCESSING MACHINES

 

8469 00           -Typewriters other than printers

 of heading 8443; Word-processing

machines:”

8469 00 10      --Word processing machines                                     Free

8469 00 20      --Automatic typewriters                                               Free

8469 00 30      -- Braille typewriters, electric                                      Free

8469 00 40      -- Braille typewriters, non-electric                               Free

8469 00 90      -- Other typewriters, electric or                                   Free

     non-electric

 

  (xiv) in heading 8470,sub-heading 8470 40, items 8470 40 10 and  8470 40 20 and  the  entries relating thereto shall be omitted;

 

              (xv) in heading 8471,--

 

                   (a) the item 8471 10 00 and the entries  relating thereto shall be omitted;

 

        (b)in sub-heading 8471 30 and after item8471 30 90, in the entry in column(2), the word  “digital”  wherever it occurs, shall be omitted ;

 

(c) in item 8471 50 00, in the entry in column (2), for the words “ Digital processing”, the  word ”Processing” shall be substituted;

 

    (xvi) in heading 8472, item 8472 20 00,  and the entry relating thereto shall be omitted ;

 

        (xvii) for heading 8485,  items  8485 10 00 and  8485 90 00 and the entries relating thereto, the following headings, items and entries, shall be substituted , namely:- 

           

“ 8486             MACHINES AND APPARATUS OF

A KIND USED SOLELY OR

 PRINCIPALLY FOR THE

 MANUFACTURE OF

SEMICONDUCTOR BOULES OR WAFERS,

 SEMICONDUCTOR DEVICES,

ELECTRONIC INTEGRATED CIRCUITS

 OR FLAT PANEL DISPLAYS;

 MACHINES AND APPARATUS SPECIFIED

IN NOTE 9 (C) TO THIS CHAPTER

; PARTS AND  ACCESSORIES.

 

8486 10 00      --         Machines and apparatus for the                                Free

 manufacture of boules or wafers

8486 20 00      --          Machines and apparatus for the                                 Free

manufacture of semiconductor

                                    devices or of electronic integrated circuits    

8486 30 00       --         Machines and apparatus for the                                 Free

 manufacture of flat panel

                                    displays                                                          

8486 40 00      --          Machines and apparatus specified in                         Free

 Note 9 (c) to this Chapter                             

8486 90 00      -           Parts and accessories                                               Free

 

8487                            MACHINERY PARTS, NOT CONTAINING

ELECTRICAL CONNECTORS, INSULATORS,

COILS, CONTACTS OR OTHER ELECTRICAL

 FEATURES, NOT SPECIFIED OR

 INCLUDED ELSEWHERE IN THIS CHAPTER       

8487 10 00      -           Ships’ or boats’ propellers                                          Free

 and blades therefore

8487 90 00      -          Other                                                                          Free

 

(72) in Chapter 85,-

(i)     in Note 1,-

 

  (a)  in  clause (b) , the word  “or” appearing  at the end   shall be omitted;

 

   (b) for clause (c), the following  clauses shall be substituted , namely:-

 

“ (c)    machines and apparatus of heading 8486;

 

  (d)    vacuum apparatus of a kind used in medical, surgical,

           dental or  veterinary purposes (Chapter 90); or ;

 

   (e)   electrically heated furniture of Chapter 94.”

             

(ii)   in Note  3, for clause (a), the  following shall be substituted, namely:-

 

“(a) floor polishers, food grinders and mixers, and fruit or

                          vegetable Juice extractors, of any weight;”;

 

 

     (iii)  for Notes  4,5,6 and 7 the following Notes shall be substituted, namely:-       

 

 “4.  For the purposes of heading 8523 :

 

(a)   “Solid-state non-volatile storage devices”

 (for example, “flash memory cards” or  “flash

 electronic storage cards”)  are storage devices

 with a connecting socket, comprising in the

same housing one or more flash memories (for

example, “FLASH E²PROM”) in the form of

integrated circuits mounted on a printed circuit

board. They may include a controller in the form

of an integrated circuit and discrete passive

components, such as capacitors and resistors;

 

(b)   The term “smart cards” means cards which have

embedded in them one or more electronic integrated

circuits (a microprocessor, random access memory

(RAM) or read-only memory (ROM)) in the form

of chips. These cards may contain contacts, a

magnetic stripe or an embedded antenna but do not

 contain   any other active or passive circuit elements.

 

5. For the purposes of heading 8534, “printed circuits” are circuits obtained by forming on an insulating base,by any printing process (for example, embossing, plating-up, etching) or by the “film circuit” technique, conductor elements, contacts or other printed components (for example, inductances, resistors, capacitors) alone or interconnected according to a pre-established pattern, other than elements which can produce, rectify, modulate or amplify an electrical signal (for example, semi-conductor elements).

 

The expression “printed circuits” does not cover circuits combined with elements other than those obtained during the printing process, nor does it cover individual, discreet resistors, capacitors or inductances. Printed circuits may, however, be fitted with non-printed connecting elements.

 

Thin- or thick-film circuits comprising passive and active elements obtained during the same technological process are to be classified in heading 8542.

 

6. For the purpose of heading 8536, “connectors for optical fibres, optical fibre bundles or cables”

means connectors that simply mechanically align optical fibres end to end in a digital line system. They perform no other function, such as the amplification, regeneration or modification of a signal.

 

7. Heading 8537 does not include cordless infrared devices for the remote control of television receivers or other electrical equipment (heading 8543).

 

8. For the purposes of headings 8541 and 8542 :

(a) “Diodes, transistors and similar semi-conductor devices” are semi-conductor devices the operation of which depends on variations in resistivity on the application of an electric field;

 

(b) “electronic integrated circuits ” are :

 

(i) monolithic integrated circuits in which the circuit elements (diodes, transistors, resistors,

                capacitors, inductances etc.) are created in the mass (essentially) and on the surface of a semiconductor or compound semiconductor material for example(doped silicon,gallium arsenid, silicon germanium, indium phosphie) and are inseparably associated;

 

(ii)hybrid integrated circuits in which passive elements (resistors, capacitors,  inductances etc.), obtained by thin- or thick-film technology, and active elements (diodes, transistors, monolithicintegrated circuits etc.) obtained by semi-conductor technology, are combined to all intents and purposes indivisibly, by interconnections or interconnecting cable,  on a single insulating substrate (glass, ceramic, etc.). These circuits may also include discrete components;

 

(iii) Multichip integrated circuits consisting of two or more interconnected monolithic integrated circuits combined to all and intents and purposes indivisibly, whether or not on one or more insulating substrates, with our without leadframes, but with no other active or passive circuit elements.

 

 

For the classification of the articles defined in this Note, headings 8541 and 8542 shall take precedence over any other heading in this Schedule, except in the case of heading 8523, which might cover them by reference to, in particular, their function.

 

9.For the purposes of heading 8548, “spent primary cells, spent primary batteries and spent electric accumulators” are those which are neither usable as such because of breakage, cutting-up, wear or other reasons, nor capable of being recharged.”:

 

For the classification of the articles defined in this Note,

headings 85.41 and 85.42 shall take precedence over any

other heading in the Nomenclature, except in the case of

heading 85.23, which might cover them by reference to,

in particular, their function.”;

 

(iv)              for  Sub-heading Notes, the following Sub-heading Note shall be substituted, namely:-

 

“ SUB-HEADING NOTE

 Sub-heading 8527 12 covers only cassette-players with built –in amplifier, without built – in loudspeaker capable of operating without an external source of electric power and the dimensions of which do not exceed 170mm x 100 mm x 45 mm.”;

           

(v) in supplementary note, for the figures”8524”, the figurers”8523” shall be substituted;

 

            (vi) in heading 8505, item  8505 30 00 and  the entries relating thereto shall be omitted;

 

            (vii) after item 8507 90 90  and the entries relating thereto, the following heading,  item and entries shall be  inserted, namely:-

 

    “ 8508                     VACCUM CLEANERS

-           With self-contained electric motor:

 8508 11 00     --          Of a power not exceeding 1,500 W                           Free        

and having a dust bag or other receptacle

 capacity not exceeding 20 l

8508 19 00      --          Other                                                                         Free

8508 60 00      -          Other vacuum cleaners                                              Free

8508 70 00      -          Parts                                                                          Free”;

                                                                                   

(viii) in heading 8509,--

 

(a) for   the  entry in column(2), the following entry shall be substituted, namely:-

                 “Electro-mechanical domestic appliances, with self contained                 

                  electric motor, other than vacuum cleaners of heading 8508";

 

 

  (b)  items 8509 10 00 to  8509 30 00  the entries  relating thereto shall be omitted;

 

 

(ix)              for heading 8517,  sub-heading 8517 11,  items 8517 11 10, 8517 11 90, sub-heading 8517 19,  items 8517 19 11 to 8517 30 00, sub-heading 8517 50,  items 8517 50 10 to 8517 50 99, sub-heading 8517 80, items 8517 80 10 to 8517 80 90,  sub- heading  8517 90,  items 8517 90 10 and 8517 90 90  and the entries relating thereto, the following heading, sub- headings, items and entries shall be substituted, namely:-

 

 

“ 8517      TELEPHONE SETS, INCLUDING

TELEPHONES FOR CELLULAR NETWORKS

 OR FOR OTHER WIRELESS NETWORKS;

OTHER APPARATUS FOR THE TRANSMISSION

 OR RECEPTION OF VOICE, IMAGES OR OTHER

DATA, INCLUDING APPARATUS FOR

COMMUNICATION IN A WIRED OR WIRELESS

 NETWORK (SUCH AS A LOCAL OR

 WIDE AREA NETWORK), OTHER

THAN TRANSMISSION OR RECEPTION

APPARATUS OF HEADING 8443, 8525, 8527 OR 8528.

 

-Telephone sets, including telephones

for cellular networks or for

other wireless networks:

 

8517 11           --          Line telephone sets with cordless handsets:

8517 11 10      ---        Push button type                                             Free                            

8517 11 90      ---        Other                                                               Free

8517 12           --          Telephones for cellular networks or                Free

 for other wireless networks:

8517 12 10      ---        Push button type                                             Free                

8517 12 90      ---        Other                                                               Free

8517 18           --          Other:                                                              Free                                        

8517 18 10      ---        Push button type                                             Free                            

8517 18 90      ---        Other                                                               Free

-           Other apparatus for transmission

 or reception of voice, images or

other data, including apparatus for communication

in a wired or wireless network

(such as a local or wide area network):

8517 61 00      ---        Base stations                                                              Free

8517 62           --          Machines for the reception,                                        Free

conversion and transmission or

regeneration of voice, images

 or other data, including switching

and routing apparatus:                                               

8517 62 10      ---        PLCC equipment                                                        Free                

8517 62 20      ---        Voice frequency telegraphy                                        Free

8517  62 30     ---        Modems (modulators-demodulators)                        Free

8517 62 40      ---        High bit rate digital subscriber line                              Free

                                    system (HDSL)

8517 62 50      ---        Digital loop carrier system(DLC)                                Free

8517 62 60      ---      Synchronous digital hierarchy                                       Free

 system(SDH)

8517 62 70      ---        Multiplexers, statistical multiplexers                            Free

8517 62 90      ---        Other                                                                           Free                

8517 69           --          Other:                                                                          Free                            

8517 69 10      ---        ISDN System                                                              Free                            

8517 69 20      ---        ISDN terminal adaptor                                                Free    

8517 69 30      ---        Routers                                                                       Free

8517 69 40      ---        X 25 Pads                                                                   Free                            

8517 69 50      ---        Subscriber end equipment                                         Free    

8517 69 60      ---         Set top boxes for gaining access to internet             Free

8517 69 70      ---         Attachments for telephones                                       Free    

8517 69 90      ---        Other                                                                           Free                                                                                                    

 

 

8517 70           -           Parts:                                                                          Free

8517 70 10      --          Populated, loaded or stuffed printed circuit                Free

                                    boards

8517 70 90      --          Other                                                                           Free”;                                                             

 

(x) for heading 8519, items 8519 10 00 to 8519 93 00, sub-heading 8519 99, items 8519 99 10 to 8519 99 90 the following heading, sub-heading, items and  entries relating thereto, shall be substituted, namely:-

 

“ 8519                        SOUND RECORDING OR

REPRODUCING APPARATUS.

8519 20 00      --          Apparatus operated by coins,                                     Free

Bank notes, bank cards, tokens or

by other means of payment               

8519 30 00      --         Turntables (record-decks)                                          Free    

8519 50 00      --          Telephone answering machines                                Free    

-           Other apparatus:

8519 81 00      --          Using magnetic, optical or                                          Free

Semiconductor media                                   

8519 89           --          Other:                                                               

8519 89 10      ---        Audio Compact disc player                                         Free    

8519 89 20      ---        Compact disc changer including mini                                    Free

                                    disc player or laser disc player

8519 89 30      ---        Time Code recorder                                                   Free    

8519 89 40      ---        MP-3 player                                                                 Free                            

8519 89 90      ---        Others                                                                         Free “;                        

 

(xi) heading 8520, items 8520 10 00 to 8520 32 00,  sub-heading 8520 33, items  8520 33 10,   8520 33 90, sub-heading 8520 39, items 8520 39 10, 8520 39 90, sub-heading 8520 90, items 8520 90 10 and 8520 90 90 and the entries relating thereto shall be omitted;

 

(xii) for  heading 85 23,  sub-heading 8523 11, items 8523 11 11 to 8523 11 29, sub-heading    8523 12, items 8523 12 11 to 8523 12 29, sub-heading 8523 13, items 8523 13 11 to 8523 13 29, sub-heading 8523 20, items 8523 20 10 to 8523 30 00, sub-heading 8523 90,  items 8523 90 10 to 8523 90 90 and the  entries relating thereto, the following heading, sub-headings, items and entries shall be substituted, namely:-

 

 “ 8523            DISCS, TAPES, SOLID-STATE NON-VOLATILE

STORAGE DEVICES, “SMART CARDS" AND

OTHER MEDIA FOR THE RECORDING OF SOUND

OR OF OTHER PHENOMENA, WHETHER OR NOT

 RECORDED, INCLUDING MATRICES AND MASTERS

FOR THE PRODUCTION OF DISCS, BUT EXCLUDING

PRODUCTS OF CHAPTER 37.

           

-           Magnetic media :

8523 21 00      --          Cards incorporating a magnetic stripe                       Free 

8523 29           --          Other:                                                                          Free

 

8523 29 10      ---        Audio cassettes                                                          Free                            

8523 29 20      ---        Video cassettes                                                          Free    

8523 29 30      ---        Video magnetic tape including those                          Free

in hubs            and reels, rolls, pancakes and

jumbo rolls                                                     

8523 29 40      ---        ¾’’ and 1’’ video cassettes                                         Free              

8523 29 50      ---        ½’’ video cassettes suitable to work with                   Free

                                    betacam, betacam SP/M II and VHS type

                                    VCR                                                               

8523 29 60      ---        Other video cassettes and tapes                               Free    

¾’’ and 1’’ video cassettes                            

8523 29 70      ---        All kinds of Magnetic discs                                          Free    

8523 29 80      ---        Cartridge tape                                                             Free                            

8523 29 90      ---        Other                                                                           Free                            

8523 40           -           Optical media:                                                            

8523 40 10      ---        Matrices for production of records;                             Free

prepared record blank            

8523 40 20      ---        Cartridge Tape                                                            Free    

8523 40 30      ---        ½” Video cassette suitable to work with                     Free

                                    digital VCR                                         

8523 40 40      ---        Compact disc(Audio)                                                  Free

8523 40 50      ---        Compact disc (video)                                                 Free

8523 40 60      ---        Blank master discs (that is, substrate) for                 Free

                                    producing stamper for compact disc

8523 40 70      ---        Stamper for CD audio, CD video                                Free

                                    and CD -ROM                                    

8523 40 80      ---        Digital video disc                                                         Free    

8523 40 90      ---        Other                                                                           Free                                                     -             Semiconductor media:

8523 51 00      ---        Solid-state non-volatile storage devices                     Free

8523 52 00      ---        Smart cards                                                                Free

8523 59 00      ---        Other                                                                           Free                

8523 80           --          Other:                                                 

8523 80 10      ---        Gramophone records                                                 Free    

8523 80 20      ---        Information technology software                                 Free

8523 80 30      ---        Audio-visual news or audio visual                               Free

views                                                              

8523 80 40      ---        Children’s video films                                                  Free

8523 80 50      ---        Video tapes of educational nature                              Free

8523 80 60      ---        2-D/3D computer graphics                                         Free

8523 80 90      ---        Other                                                                           Free “;

                                               

(xiii) heading 8524 , sub-heading 8524 10, items 8524 10 10, 8524 10 90, sub-heading 8524 31,                       items 8524 31 11 to  8524 31 90, sub-heading  8524 32, items 8524 32 10, 8524 32 90, sub-heading 8524 39, items  8524 39 10 to 8524 39 90, sub-heading 8524 40, items 8524 40 11 to 8524 40 90, sub-heading 8524 51, items 8524 51 11 to 8524 51 90, sub-heading 8524 52,                       items 8524 52 11 to 8524 52 90, sub-heading 8524 53, items 8524 53 11 to  8524 60 00, sub-heading 8524 91, items 8524 91 11 to 8524 91 90 sub-heading 8524 99, items 8524 99 10 to 8524 99 99 and the entries relating to shall be omitted;

 

(xiv)  for headings 8525, sub-heading 8525 10, items 8525 10 10 to 8525 10 90, sub-heading 8525 20,  items 8525 20 11 to 8525 40 00 and the entries relating thereto, the following  heading, sub-headings, items and entries shall be substituted, namely:-

 

 

8525              TRANSMISSION APPARATUS FOR RADIO-BROADCASTING OR TELEVISION, WHETHER OR NOT INCORPORATING RECEPTION APPARATUS OR SOUND RECORDING OR REPRODUCING APPARATUS; TELEVISION CAMERAS, DIGITAL CAMERAS AND VIDEO CAMERA RECORDERS

 

8525 50           -           Transmission apparatus:

8525 50 10   ---    Radio broadcast transmitter                      Restricted                   Not permitted to be imported except against a licence to be issued by the WPC wing of Ministry of Communication and Information Technology.        

8525 50 20 --- TV broadcast transmitter                                Restricted                   Not permitted to be imported except against a licence to be issued by the WPC wing of Ministry of Communication and Information Technology.        

8525 50 30 --- Broadcast equipment sub-system                 Free

8525 50 40 --- Communication jamming equipment              Restricted                   Department of Central Government may be permitted to import against licence however, import by any other category of importers is prohibited.

8525 50 50 --- Wireless microphone                                     Free

8525 50 90      ---        Other                                                   Restricted

 

8525 60            -          Transmission apparatus incorporating

reception apparatus:              

                        ---        Two way radio communication

equipment:

 

8525 60 11 ----      Walkie talkie set                                                   Free

8525 60 12   ---     Marine radio communication equipment              Restricted        Not permitted to be imported except against a licence to be issued by the WPC wing of Ministry of Communication and Information Technology.

                                               

8525 60 13      ----       Amateur radio equipment                               Free

8525 60 19      ----       Other                                                               Restricted

                        ---        Other:

8525 60 91      ----       VSAT terminals                                               Free                

8525 60 92      ----      Other satellite communication equipment      Restricted       Not permitted to be imported except against a licence to be issued by the WPC wing of Ministry of Communication and Information Technology.

8525 60 99      ----       Other                                                               Restricted

8525 80           -           Television cameras, digital cameras

 and video camera recorders:                       

8525 80 10      --          Television Cameras                                        Free

8525 80 20      --          Digital cameras                                               Free

8525 80 30      --          Video cameras recorders                               Free

8525 80 90      --          Others                                                             Free

 

(xv) for heading 8527,  items 8527 12 00 to 8527 39 00, sub-heading 8527 90, items          8527 90 11 to 8527 90 90 and the  entries relating thereto, the following heading, sub-headings,  items and entries shall be substituted, namely:-

 

8527              RECEPTION APPARATUS FOR RADIO-BROADCASTING, WHETHER OR NOT COMBINED, IN THE SAME HOUSING, WITH SOUND RECORDING OR REPRODUCING APPARATUS OR A CLOCK.

 

-                      Radio-broadcast receivers capable of

operating without an external source

of power:

8527 12 00      --          Pocket-size radio cassette-players                            Free

8527 13 00      --          Other apparatus combined with sound                      Free

 recording or reproducing apparatus                                     

8527 19 00      --          Other                                                                           Free

 

-                      Radio-broadcast receivers not capable of

operating without an external source of

power, of a kind used in motor vehicles:

8527 21 00      --          Combined with sound recording or                           Free

reproducing  apparatus

8527 29 00      --          Other                                                                           Free

                        -           Other:

8527 91 00      --          Combined with sound recording                                Free

or reproducing apparatus                              

8527 92 00      --          Not combined with sound recording                           Free

or reproducing apparatus but combined with a clock

 

8527 99           --          Other:                                                               

                        ---        Radio communication receivers:

8527 99 11      ----       Radio pagers                                                              Free

8527 99 12      ----       Demodulators                                                             Free    

8527 99 19      ----       Other                                                                           Free    

8527 99 90      ---        Other                                                                           Free”;

 

(xvi) for heading 8528, sub-heading 8528 12, items 8528 12 11 to 8528 12 99, sub-heading     8528 13, items 8528 13 10, 8528 13 90, sub-heading 8528 21, items 8528 21 10 to 8528 22 00, sub-heading 8528 30, items 8528 30 10 to 8528 30 30 and the entries relating thereto, the following heading, sub-headings and items and entries shall be substituted, namely:-

 

“ 8528             MONITORS AND PROJECTORS, NOT INCORPORATING TELEVISION RECEPTION APPARATUS; RECEPTION APPARATUS FOR TELEVISION, WHETHER OR NOT INCORPORATING RADIO-BROADCAST RECEIVERS OR SOUND OR VIDEO RECORDING OR REPRODUCING APPARATUS.

 

                        -           Cathode-ray tube monitors:

8528 41 00      --          Of a kind solely or principally used in                         Free    

an automatic data processing system

of heading 8471

8528 49 00      --          Other                                                                           Free

                         -          Other monitors:

8528 51 00      --          Of a kind solely or principally used in                         Free

an automatic data processing system

of heading 8471

8528 59 00      --          Other                                                                           Free    

                        -           Projectors:

8528 61 00      --          Of a kind solely or principally used in                         Free

an automatic data processing system

of heading 8471

8528 69 00      --          Other                                                                           Free                                                                 Reception apparatus for television,

whether or not incorporating

 radio-broadcast receivers or sound or

 video recording or reproducing apparatus:

 

8528 71 00      --         Not designed to incorporate a video                           Free

display or screen 

                                     

8528 72           --          Other, colour: 

8528 72 11      ---        Television set of screen size upto 36 cm.                  Free

8528 72 12      ---        Television set of screen size exceeding 36               Free

                                    cm. but not exceeding 54 cm.           

8528 72 13      ---        Television set of screen size exceeding                    Free

                                    54 cm but not exceeding 68 cm

8528 72 14      ---        Television set of screen size exceeding                    Free

                                    68 cm but not exceeding 74 cm

8528 72 15      ---        Television set of screen size exceeding                    Free

                                    74 cm but not exceeding 87 cm

8528 72 16      ---        Television set of screen size exceeding                    Free

                                    87 cm but not exceeding 105 cm

8528 72 17      ---        Television set of screen size exceeding                   Free

                                    105 cm

8528 72 18      ---        Liquid crystal display television set                             Free

of screen size below 63 cm  

8528 72 19      ---        Other                                                                           Free

8528 73           --          Other, black and white or other

 monochrome:

8528 73 10      ---        Liquid crystal display television set                             Free

                                    of screen size below 25 cm                          

8528 73 90      ---        Other                                                                           Free ”;            

 

(xvii) in heading 8535, in the entry in column (2), for the  word "PLUGS" the words "PLUGS AND OTHER CONNECTORS" shall be substituted;

 

(xviii) in heading 8536, -

 

 (a) for the entry in column (2), the following entry shall be substituted, namely:-

 

“ 8536            ELECTRICAL APPARATUS FOR SWITCHING OR PROTECTING ELECTRICAL CIRCUITS, OR FOR MAKING CONNECTIONS TO OR IN ELECTRICALCIRCUITS (FOR EXAMPLE, SWITCHES, RELAYS, FUSES, SURGE SUPPRESSORS, PLUGS, SOCKETS, LAMP-HOLDERS AND OTHER CONNECTORS, JUNCTION BOXES), FOR A VOLTAGE NOT EXCEEDING 1,000 VOLTS; CONNECTORS FOR OPTICAL FIBRES, OPTICAL FIBRE BUNDLES OR CABLES.”;

 

(b) after item 8536 69 90 and the entries relating thereto, the following item and entries shall be inserted, namely :-

 

“ 8536 70 00    -           Connectors for optical fibers,                         Free    

 optical fibre bundles or cables

 

(xix) for heading 8542, sub-heading 8542 10, items 8542 10 10  to 8542 21 00, sub-heading 8542 29,  items 8542 29 10 to 8542 90 00 and the  entries relating thereto, the following heading, sub-heading, items and entries shall be substituted, namely:-

 

“ 8542            ELECTRONIC INTEGRATED CIRCUITS.

 

                        -           Electronic integrated circuits:

 

 

8542 31 00      --          Processors and controllers, whether             Free

 or not combined with memories,

 converters, logic circuits, amplifiers,

clock and timing circuits, or

other circuits                                      

8542 32 00      --          Memories                                                        Free 

8542 33 00      --          Amplifiers                                                        Free

8542 39           --          Other                                                  

8542 39 10      ---        SIM cards                                                        Free                

8542 39 20      ---        Memory cards                                                 Free    

8542 39 90      --          Other                                                               Free      

8542 90 00      --          Parts                                                               Free “;

 

        (xx) for heading 8543,   item 8543 11 00, sub-heading 8543 19, and items 8543 19 10 to 8543 19 90 and the entries relating thereto, the following heading,  sub-heading and items and entries shall be substituted, namely :--

 

“8543                          ELECTRICAL MACHINES AND APPARATUS

HAVING INDIVIDUAL FUNCTIONS,

NOT SPECIFIED OR INCLUDED

ELSEWHERE IN THIS CHAPTER

8543 10           -           Particle accelerators: 

8543 10 10      --          Ion implanters for doping semi                       Free

 conductor material                                        

8543 10 20      --          Vane graff, cock-croft,                                                Free

 Walton accelerators                         

8543 10 30      --          Synchrocyclotyrons, synchrotrons                 Free    

8543 10 90      --          Other including cyclotrons                              Free ”;                                    

 

            (xxi)in heading 8543, for items  8543 40 00, 8543 81 00, sub-heading 8543 89, items 8543 89 10 to 8543 89 99 and  the entries relating thereto, the following , sub-heading, items and entries shall be substituted, namely:-

 

“8543 70          -           Other machines and apparatus:                    

8543 70 11      --          Proximity card and tags                                  Free

8543 70 12      --          Metal detector                                                 Free

8543 70 13      --          Mine detector                                                  Free

8543 70 19      --          Other                                                               Free

                        --          Audio special effect equipment:

8543 70 21      ---        Digital reverberators                                       Free

8543 70 22      ----       Mixing system or consoles                             Free

8543 70 29      ----       Other                                                               Free

 

---        Video special effect equipments:

8543 70 31      ----       Video mixing system or consoles                   Free

8543 70 32      ----       Video effect system                                        Free

8543 70 33      ----       Digital layering machine                                  Free

8543 70 34      ----       Paint box                                                         Free

8543 70 35      ----       Video typewriter                                              Free

8543 70 36      ----       Video matting machine                                   Free

8543 70 39      ----       Other                                                               Free

 

                        ---        Edit control Unit:

8543 70 41      ----       Computerised editing system                         Free

controlling more than three video

editing machines                                  

8543 70 42      ----       Other video control unit                                   Free

8543 70 49      ----       Other                                                               Free

8543 70 50      ---        Colour corrector                                              Free

                        ---        Amplifier:

8543 70 61      ----       Broadcast amplifier                                         Free

8543 70 62      ----       Limiting amplifier, video distribution                Free

                                    amplifier and stabilizing amplifiers     

8543 70 69      ----       Other                                                               Free

                        ---        Graphic equalizer and synthesized

receivers:

8543 70 71      ----       Graphic equalizer                                            Free

8543 70 72      ----       Synthesised receivers                                                Free

                        ---        Other:

8543 70 91     ----        RF(radio frequency) power amplifier and       Restricted       Department of

noise generators for                                                                Central

communication jamming equipment,                                                 Government may

static and mobile or man-portable                                          be permitted to import against licence however, import by any other category of importers is prohibited.      

           

8543 70 92      ----       Equipment gadgets based on                         Free

solar energy                                       

8543 70 93      ----       Professional beauty care equipment             Free

8543 70 94      ----       Audio visual stereo encoders                         Free

8543 70 95      ----       Time code generator                                      Free

8543 70 99      ----       Other                                                               Free ”;

 

(xxii)  in the heading 8544, for item 8544 30 00, sub-heading 8544 41,  items  8544 41 11 to 8544 41 90, sub-heading 8544 49, items 8544 49 11 to 8544 49 90, sub-heading 8544 51,                       items 8544 51 10 to 8544 51 90, sub-heading 8544 59, items 8544 59 10 to 8544 59 90 and the  entries relating thereto the following sub-headings, items and entries  shall be substituted, namely :-

 

8544 30 00      --          Ignition wiring sets and other wiring                Free

                                    sets of kind used in vehicles, aircraft

                                    or ships                                              

-                      Other electric conductors, for a

voltage not exceeding 1,000 V :

8544 42           --          Fitted with connectors :                                  

8544 42 10      ---        Paper insulated                                               Free

8544 42 20      ---        Plastic insulated                                              Free

8544 42 30      ---        Rubber insulated                                             Free

8544 42 90      ---        Other                                                               Free

8544 49           -           Other:

--          Other electric conductors, for a

voltage not exceeding 80 V :

                         ---       Telephone cables :

8544 49 11       ----      Dry core paper insulated                                Free

8544 49 19       ----      Other                                                               Free

8544 49 20       ----      Paper insulated                                               Free

8544 49 30       ----      Plastic insulated                                              Free

8544 49 40       ----      Rubber insulated                                             Free

8544 49 90       ----      Other                                                               Free “;

                                     

(73)    in Section XVII, in Note 1, the figures “9501” shall be omitted;

 

(74)      in Chapter 86, in heading 8606,-

 

(i) item 8606 20 00 and the  entries relating thereto shall  be omitted;

 

(ii) in item 8606 30 00, in the entry in column(2)the word and figures  “or 8606 20” shall be omitted ;

           

(75)      in Chapter 87, -

 

(i) in Note  4,  for the  figures "heading 9501", the  figures “heading 9503” shall be substituted ;

 

(ii)in  heading 8708, for items 8708 29 00 to 8708 99 00 and  the entries relating thereto, the following items and entries shall be substituted, namely:-

 

“8708 29 00     -           Other                                                               Free

8708 30 00      -           Brakes and servo-brakes; parts                     Free    

thereof                        

8708 40 00      -           Gear boxes and parts thereof                         Free

8708 50 00      -           Drive-axles with differential, whether or          Free

not provided with other transmission

components,   and non-driving axles; 

parts thereof     

8708 70 00      -           Road wheels and parts and                            Free

accessories thereof

 

8708 80 00      -           Suspension systems and parts                      Free

thereof (including shock absorbers)

-           Other parts and accessories:                        

8708 91 00      --          Radiators and parts thereof                            Free

8708 92 00      --          Silencers (mufflers) and exhaust pipes;         Free

parts thereof

8708 93 00      --          Clutches and parts thereof                             Free

8708 94 00      --          Steering wheels, steering columns and          Free

steering boxes; parts thereof

8708 95 00      --          Safety airbags with inflater system;                Free

 parts thereof

8708 99 00      --          Other                                                               Free  “;

 

 

(76)  In Chapter 88,--

 

            (i)for  heading 8801,  items 8801 10 00 to 8801 90 90  and  the entries relating thereto, the following sub-heading and items and entries shall be substituted, namely:-  

 

“8801              -           BALLOONS AND DIRIGIBLES, GLIDERS,

HANG GLIDERS AND OTHER NON-

POWERED AIRCRAFT

8801 00           -           Balloons and dirigibles; gliders,

hang gliders and other non-powered

aircraft:                                                           

8801 00 10      --          Gliders and hang gliders         Restricted       Goods classified as sports

goods or equipment shall however be allowed to be imported freely.

8801 00 20      ---        Balloons                                  Restricted       Goods classified as sports

goods or equipment shall however be allowed to be imported freely.

8801 00 90      ---        Others                                     Restricted       Goods classified as sports

goods or equipment shall however be allowed to be imported freely.

 

(77) in Chapter 90,-

 

(i) in Note 1,-

 

(a) in clause (a), for the  brackets, word and figures  "(heading 4204)",   the brackets, word and figures   "(heading 4205)" shall be substituted;

 

      (b), in clause (g), for the words, figures and bracket "of Heading 8481",  the following words, figures and brackets shall be substituted, namely:-

           

 "of heading 8481; machines and apparatus (including apparatus for the projection or drawing of circuit patterns on sensitised semiconductor materials) of heading 8486;”;

 

             (c)   for clause (h),the following clause shall be substituted, namely:-

 

(h) searchlights or spotlights of a kind used for cycles or motor vehicles (heading 8512); portable electric lamps of heading 8513; cinematographic sound recording, reproducing or re-recording apparatus (heading 8519); sound-heads (heading 8522); television cameras, digital cameras and video camera recorders (heading 8525); radar apparatus , radio navigational aid apparatus or radio remote control apparatus (heading 8526); connectors for optical fibres, optical fibre bundles or cables(heading 8536); numerical control apparatus of heading 8537; sealed beam lamp units of heading 8539; optical fibre cables of heading 8544;”;

 

 

             (ii) in Note 2, in clause (a), for the  figures   “ 8485” the figures  “8487”  shall be substituted ;

           

(iii)for Note 3 , the following Note shall be substituted, namely:-

 

 “3. The provisions of Notes 3 and 4 to Section XVI apply  also to this Chapter.”;

 

      (iv)in the heading 9006,  items 9006 20 00 and  9006 62 00  and the entries relating thereto shall be omitted;

 

            (v) heading 9009, items 9009 11 00 to 9009 99 00 and the  entries relating thereto, shall be omitted;

           

(vi)in  heading  9010,--

        

           (a)in the entry in column (2), the brackets and words “(INCLUDING APPARATUS  FOR         THE PROJECTION OR DRAWING OF CIRCUIT PATTERNS ON SENSITISED  SEMICONDUCTOR MATERIALS)” shall be omitted;

 

  (b)for items 9010 10 00 to 9010 49 00 and the entries relating thereto, the following item and entries shall be substituted, namely:- 

 

“9010 10 00     -Apparatus and equipment for automatically              Free

                        developing photographic (including cinematographic)

                         film or paper in rolls or for automatically exposing

                        developed film to rolls of photographic paper

    

 (vii) in heading 9027,item 9027 40 00 and the entries relating thereto shall be omitted;

 

(viii) in heading 9030,-

 

     (a)for items 9030 20 00, 9030 31 00, sub-heading 9030 39, items 9030 39 10 to 9030 39 90 and the entries relating thereto, the following sub-heading, items and entries shall be substituted, namely:-

 

               “ 9030 20 00              - Oscilloscopes and oscillographs                            Free

                                                 -          Other instruments and apparatus, for measuring or

checking voltage, current, resistance or power :

9030 31 00            --         Multimeters without a recording device         Free

9030 32 00            --         Multimeters with a recording device             Free

9030 33                 --         Other, without a recording device

9030 33 10            ---        Ammeters, volt meters and watt meters        Free

9030 33 20            ---        Spectrum resistance meters                          Free

9030 33 30            ---        Capacitance meter                                         Free

9030 33 40            ---        Frequency measuring apparatus                   Free

9030 33 50            ---        Megar meters                                                  Free

9030 33 90            ---        Other                                                               Free

9030 39 00            --         Other, with a recording device                        Free “;

 

  (b) in column(1), for item "9030 83 00", the  item "9030 84 00" shall be substituted;

 

         (ix)  in heading 9031 , item 9031 30 00 and  the entries relating thereto, shall be omitted;

 

 (78) in Chapter  91,--

(i) in heading 9101, item 9101 12 00  and the entries  relating thereto shall be omitted;

            (ii)in heading 9106, item 9106 20 00  and the entries  relating thereto shall be omitted;

 

 (79) in Chapter 92,-

 

(i)heading 9203, sub-heading 9203 00, items 9203 00 10 and 9203 00 90  and the entries relating thereto shall be omitted;

 

(ii)  heading 9204, items 9204 10 00 and 9204 20 00  and  the entries relating thereto shall be omitted;

 

(iii) heading 9209,  items 9209 10 00, 9209 20 00 and 9209 93 00  and the  entries relating thereto shall be omitted;

 

   (80) in Chapter 93, in heading 9306, item 9306 10 00 and the  entries  relating thereto shall be omitted;

 

   (81) in Chapter 94,-

 

  (i) in Note 3, for  the brackets and letters  “(a)” and  “(b)”  the brackets and letters    “(A)” and “(B)” shall respectively be substituted;

 

         (ii)in heading 9401, for item 9401 50 00 and the entries relating thereto, the following items and entries shall be substituted, namely:-

 

                        “ - Seats of cane, osier, bamboo or similar materials :

 

9401 51 00      --          Of bamboo or rattan                                       Free

9401 59 00      --          Other                                                               Free ”;

 

(iii) in heading 9403, for Sub-heading 9403 80, items 9403 80 10 and 9403 80 90  and  the entries relating thereto, the following shall be substituted namely :-

 

“ - Furniture of other materials,

 including cane, osier, bamboo

                         or similar materials :

 

9403 81 00      --         Of bamboo or rattan                                       Free                

9403 89 00      --          Other”.                                                             Free “;

 

(82)  in Chapter  95,--

 

                        (i)in Note 1,-

 

                             (a)for  clause (a), the following clause shall be substituted, namely:-

 

                                     “(a) Candles (heading 3406);”;

 

(b)   in clause (t), the  word "or"  occurring at the end shall be omitted ;

 

   (c) in clause (u), for the brackets and words” ( classified according to the constituent  material)”,the brackets and words ”( Classified according to the constituent  material); or”  shall be substituted;

  

  (d) after clause (u), the following shall be inserted, namely :-

                                 

 “(v)   Tableware, kitchenware, toilet articles, carpets and  other textile floor coverings, apparel, bed linen, table linen, toilet linen, kitchen linen  and similar articles  having a utilitarian function (classified according to their constituent material).”;

(ii)for Note 4, the following Note  shall be substituted, namely:-                                                                

 

“4.-     Subject to the provisions of Note 1, heading 9503 applies, inter alia, to articles of this heading combined with one  or more items, which   cannot be considered as sets under the terms of General rules for Interpretation  of this schedule, and which, if presented separately, would be classified in other headings, provided the articles are put up together for retail sale and the  combinations have the essential character of toys.

 

   5. Heading 9503 does not cover articles which, on account of their design, shape or constituent material, are identifiable as intended exclusively for animals, for example “pet toys” (classification in their own appropriate heading).”;

 

(iii)headings 9501, sub-heading 9501 00, items 9501 00 10 and 9501 00 90 and the entries relating thereto shall be omitted;

 

  (iv) heading 9502, sub-heading 9502 10,  items 9502 10 10 to 9502 99 00 and the entries relating thereto shall be omitted;

 

(v)                for heading 9503, items 9503 10 00 to 9503 41 00, sub-heading 9503 49,                       items 9503 49 10 to 9503 49 90, sub-heading 9503 50, items 9503 50 10, 9503 50 90, sub-heading 9503 60, items 9503 60 10, 9503 60 90, sub-heading 9503 70,                       items 9503 70 10, 9503 70 90, sub-heading 9503 80,  items 9503 80 10 and 9503 80 90, sub-heading 9503 90, items 9503 90 10 to 9503 90 90 and the entries relating thereto the following heading, sub-heading, items and entries shall be substituted, namely:-

 

“9503                          TRICYCLES, SCOOTERS, PEDAL CARS AND SIMILAR

WHEELED TOYS; DOLLS' CARRIAGES; DOLLS; OTHER

 TOYS; REDUCED-SIZE ("SCALE") MODELS AND

                                                             SIMILAR RECREATIONAL MODELS, WORKING OR NOT ;

PUZZLES OF ALL KINDS.”                                      

           

  “9503 00                               Tricycles, scooters, pedal cars and similar

wheeled toys; dolls' carriages; dolls; other

 toys; reduced-size ("scale") models and

                                                             similar recreational models, working or not ;

puzzles of all kinds.”                                     

 

               9503 00 10   -Of wood                                                         Free

   9503 00 20   - Of metal                                                        Free

               9503 00 30   -Of plastics                                                     Free

               9503 00 90   -Other                                                              Free

 

(vi) in heading 9504,--

 

(a)for item 9504 20 00 and  the entries relating thereto, the following item and entries shall be substituted, namely:-

                         

            “9504 20 00     -Articles and accessories for billiards                                    Free

 of all kinds”

 

(b) for sub-heading 9504 30, items 9504 30 10 to  9504 30 90 and the entries relating thereto, the following item and  entries shall be substituted, namely:-

 

        “ 9504 30 00        -           Other games, operated by coins,                               Free                                                                 bank notes, bank cards, tokens or by                        

other means of payment, other than

bowling alley equipment.                                

9504 30 10      -           Carom board, with or without coins                        Free

and strikers

9504 30 90      -           Other                                                                           Free “;

 

(83) in Chapter 96, for heading 9614, items 9614 20 00,  sub-heading 9614 90, items           9614 90 10 to 9614 90 90  and the entries relating thereto, the following  shall be  substituted, namely :-

        

                         

  “9614 00 00               SMOKING PIPES (INCLUDING PIPE                         Free ”;

BOWLS) AND CIGAR OR CIGARETTE

HOLDERS, AND PARTS THEREOF”

 

(84) in Chapter 97, in Note 4, for the brackets and letters”(a) and “(b)”, the brackets and letters"(A)" and "(B)"  shall respectively be substituted.                                                                                     

 

 

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 F.No.  M. 6192/AM 04/PC-I(A)