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. 14/ 2009-2014

NEW DELHI, DATED  14th OCTOBER, 2009

 

 

Subject : Import policy of “Mobile Handsets”.

 

S.O. (E) -        In exercise of powers conferred by Section 5, read with Section 3(2) of the Foreign Trade (Development and Regulation) Act, 1992, also read with paragraph 2.1 of the Foreign Trade Policy – 2009-2014, the Central Government hereby amends Schedule-I of the ITC (HS) Classification of Export and Import Items as under:

 

1.                     “(i)       Import of ‘Mobile Handsets’ (classified under ITC (HS) Code ‘8517’ ) without International Mobile Equipment Identity (IMEI) No. or with all Zeroes IMEI is prohibited with immediate effect.

 

(ii)        Import of ‘CDMA mobile phones’ (classified under ITC (HS) Code ‘8517’ ) without Electronic Serial Number (ESN) /  Mobile Equipment Identifier (MEID) or with all Zeroes as ESN / MEID is prohibited with immediate effect.”

 

2.                     This issues in public interest.

 

 

Sd/-

   (R. S. GUJRAL)

DIRECTOR GENERAL OF FOREIGN TRADE

AND EX-OFFICIO ADDITIONAL SECRETARY TO THE GOVT. OF INDIA

 

(Issued from File No. 01/89/180/Misc-9/AM05/PC-2 A)