(TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRAORDINARY PART II SECTION 3, SUB SECTION (ii))

 

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE & INDUSTRY

DEPARTMENT OF COMMERCE

 

 

NOTIFICATION NO.  10 /2009-2014

NEW DELHI, THE   22ND SEPTEMBER, 2009

 

 

S.O.(E)         In exercise of the powers conferred by Section 5 of the Foreign Trade (Development & Regulation) Act, 1992 (No.22 of 1992) read with Para 1.3 and Para 2.1 of the Foreign Trade Policy, 2009-2014, the Central Government hereby makes the following amendments to the ITC(HS) Classifications of Export and Import Items,  as amended from time to time.

 

2.         With  immediate effect  the existing entry in the column ‘Item Description’  at Sl. No.67 in Chapter 15 under Schedule 2 of ITC(HS) shall be substituted to read as under: -

 

                        ‘Tallow, fat and / or oils of any animal origin excluding fish oil and Lanolin’

 

 

3.         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. 01/91/180/1287/AM08/Export Cell)