(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.  26  /2009-2014

NEW DELHI, THE  25   JANUARY, 2010

 

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 in the Schedule 2 (Export Policy) of ITC(HS) Classifications of Export and Import items as amended, from time to time :

 

2.         With immediate effect, the entry at Sl. No. 35 & 36 of Chapter 5 stands substituted as follows:-

 

Sl. No.

Tariff Item HS Code

Unit

Item Description

Export Policy

Nature of Restriction

35

05061019

05061029

05061039

05061049

05069019

05069099

05119999

 

 

Kg

Bone and Bone products (excluding bone meal), horn and horn products

(excluding horn meal), hooves and hoof products

(excluding hoof meal), when exported to European Union

 

Restricted

Export to EU allowed subject to the following conditions:

 

(i) A ‘Shipment Clearance Certificate’ is to be issued consignment-wise by the CAPEXIL  indicating details of the name and address of the exporter, address of the registered plant, IEC No. of the exporter, plant  approval number, nature of export product, quantity, invoice number & date, port of loading(Name of the port) and destination.

 

(ii)   After the shipment is made, the exporter shall also provide a ‘Production Process’ certificate and/or health certificate to the buyer consignment-wise to be issued by CAPEXIL  as per the requirement of EU.

36

05061019

05061029

05061039

05061049

05069019

05069099

05119999

 

Kg

Bone and bone products, including  Ossein intended to be used for Human Consumption meant for European Union.

 

Restricted

Export to EU allowed subject to the following conditions:-

 

(i)     A ‘Shipment Clearance Certificate’ is to be issued consignment-wise by the CAPEXIL  indicating  details of the name and address of the exporter, address of the registered plant, IEC No. of the exporter, plant approval number, nature of export product, quantity, invoice number  and date, port of loading(Name of the port) and destination.

 

(ii)  After the shipment is made, the exporter shall also provide ’Health Certificate’ consignment-wise  to the buyer giving details of vessel name, shipping bill number with date, production process, etc. as per the requirement of EU. The Certificate would be issued jointly by CAPEXIL  and  Regional Animal  Quarantine Officer, Department of Animal Husbandry, Dairying and Fisheries, Ministry of Agriculture, Government of India.

 

3.                With immediate effect, the new entry at Sl. No. 71 A shall be added in Chapter 23 as  follows:-

 

Sl. No.

Tariff Item HS Code

Unit

Item Description

Export Policy

Nature of Restriction

71 A

2309

 

 

 

 

23091000

Kg

 Preparations of a kind used in animal feeding

Dog or Cat food, put up for retail sale

 

 

 

 

 

 

Free

Export to EU allowed  subject to the following conditions:

(i)    A ‘Shipment Clearance Certificate’ is to be issued consignment-wise by the CAPEXIL indicating details of the name and address of the exporter, address of the registered plant, IEC No. of the exporter, plant approval number, nature of  export product, quantity,  invoice number and date, port of loading (Name of the port) and  destination.

 

 (ii)  After the shipment is made, the exporter shall also provide ‘Health Certificate’ consignment-wise to the  buyer  giving details of vessel name, shipping bill number with  date, production process, etc. as per the requirement of EU. The Certificate would be   issued jointly by CAPEXIL and Regional Animal Quarantine Officer, Department of Animal Husbandry, Dairying and Fisheries, Ministry of Agriculture, Government of India.

 

4.               With immediate effect, the new entry at Sl. No. 126 B shall be added in Chapter 30 as  follows:-

 

Sl. No.

Tariff Item HS Code

Unit

Item Description

Export Policy

Nature of Restriction

126 B

30021020

Kg

Blood products for technical use in medical devices, In Vitro Diagnostics & Laboratory Reagents not intended for human consumption.

 

Free

Export to EU allowed subject to the following conditions:

 

(i) A ‘Shipment Clearance Certificate is to be issued consignment-wise by the CAPEXIL  indicating details of the name and address of the exporter, address of the registered plant, IEC No. of the exporter, plant  approval number, nature of export product, quantity, invoice number & date, port of loading(Name of the port) and destination.

 

(ii)   After the shipment is made, the exporter shall also provide a ‘Production Process’ certificate and/or health certificate to the buyer consignment-wise to be issued by CAPEXIL  as per the requirement of EU.

                 

 

5.               With immediate effect, the new entry at Sl. No. 140 A, 140 B and 140 C shall be added in Chapter 35 of Schedule 2 of ITC(HS) Classifications of Export and Import items as amended from time to time, as  follows:-

 

Sl. No.

Tariff Item HS Code

Unit

Item Description

Export Policy

Nature of Restriction

140 A

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

140 B

 

 

 

 

 

 

140 C

35030020

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

35030030

 

 

 

 

 

 

 

35040010

 

Kg

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

Kg

 

 

 

 

 

 

 

Kg

Gelatine, edible grade and  not elsewhere specified or included

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

Glues derived from bones, hides & similar items and fish glues

 

 

Peptones; others

 

Free

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

 

Free

 

 

 

 

 

 

 

Free

Export to EU allowed  subject to the following conditions:

(i)    A ‘Shipment Clearance Certificate’ is to be issued consignment-wise by the CAPEXIL indicating details of the name and address of the exporter, address of the registered plant, IEC No. of the exporter, plant approval number, nature of  export product, quantity,  invoice number and date, port of loading (Name of the port) and  destination.

 

 (ii)  After the shipment is made, the exporter shall also provide ‘Health Certificate’ consignment-wise to the  buyer  giving details of vessel name, shipping bill number with  date, production process, etc. as per the requirement of EU. The Certificate would be   issued jointly by CAPEXIL and Regional Animal Quarantine Officer, Department of Animal Husbandry, Dairying and Fisheries, Ministry of Agriculture, Government of India.

 

 

 

Export to EU allowed subject to the following conditions:

 

(i) A ‘Shipment Clearance Certificate is to be issued consignment-wise by the CAPEXIL (formerly Chemicals and Allied Products Export Promotion Council) indicating details of the name and address of the exporter, address of the registered plant, IEC No. of the exporter, plant approval number, nature of export product, quantity, invoice number with date, port of loading(name of the port) and destination.

 

(ii)   After the shipment is made, the exporter shall also provide a ‘Production Process certificate and/or health certificate to the buyer consignment-wise to be issued by CAPEXIL (formerly Chemicals and Allied Products Export Promotion Council) as per the requirement of EU.

 

 

 

6.         This issues in Public Interest.

 

 

                                                                                                                                 

(R.S. GUJRAL)

Director General of Foreign Trade

And Ex-Officio Additional Secretary to the Govt. of India 

 

(Issued from F.No.01/91/171/47/AM’05/Export Cell)