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. 12 / 2009-2014___

NEW DELHI, DATED 29th SEPTEMBER, 2009

 

 

S.O. (E) In exercise of powers conferred under section 5 of the Foreign Trade (Development and Regulation) Act, 1992 read with paragraph 2.1 of the Foreign Trade Policy, 2009-14, the Central Government hereby makes the following amendments in Schedule-I (Imports) to the ITC (HS) Classifications of Export and Import Items:

 

1.   Import Licensing Note No, (2) inserted at the end of Chapter 25, vide Notification No. 17 (RE-2007)/ 2004-09 dated 26th July 2007, as amended from time to time, will be amended to read as follows:

      

“Import of marble will be subject to the conditions laid down in Policy Circular No.12 (RE-08)/2004-2009 date 27.06.2008, Policy Circular No.13 (RE-2008)/2004-09 dated 30.6.2008, Policy Circular No.20 (RE-2008)/2004-09 dated 16.07.2008, Policy Circular No.25 (RE-2008)/2004-09 dated 08.08.2008, Policy Circular No. 28 (RE-2008)/2004-09 dated 20.08.2008, Policy Circular No. 65 (RE-2008)/2004-09 dated 26.02.2009, Policy Circular No. 67 (RE-2008)/2004-09 dated 2.03.2009, Policy Circular No. 101 (RE-08/2004-2009) dated 13.8.2009 and Policy Circular No. 08 /2009-2014 dated 29.9.2009”.

 

2.         This issues in public interest.

 

Sd/-

      (R. S. Gujral)

                                                              Director General of Foreign Trade and

                            Ex-officio Additional Secretary to the Government of India

 

(Issued from File No. 01/89/180/Misc-06/AM 08/ PC-2 A Pt.)