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. 2 / 2009-2014___

NEW DELHI, DATED  27th AUGUST, 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 – 2009-2014, the Central Government hereby amends Schedule – I (Imports) of the ITC (HS) Classifications of Export and Import Items, as under:

 

1.                              Import Licensing Note No. (4) will be inserted at the end of Chapter 27 and will read as follows :

 

“(4)            Automobile industries, having R&D registration, are allowed to make  free import of reference fuels (Petrol and Diesel) which are not manufactured in India,  upto a maximum of 5 KL per annum, subject to the condition that the said imported reference fuels shall be used for R&D and emission testing purposes only.”

 

 

2.                              This  issues in public interest.

 

Sd/-

                                                                                                     (R.S.Gujral)

Director General of Foreign Trade and

Ex-officio Additional Secretary to the Government of India.

 

 

(Issued from F. No.01/93/180/03/AM10/PC-2(B)/Pt.)