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. 30/2009-2014

NEW DELHI: the 10th February 2010

 

Subject : Import policy for vehicles.

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 the Schedule 1 (Imports) of the ITC (HS) Classifications of Export and Import Items :

 

1.                     The Import Licensing Note No. 2(II)(d) under Chapter 87 is amended to read as under:

 

“The import of new vehicles shall be permitted only through the Customs port at Nhava Sheva, Kolkata, Chennai and Chennai Airport, Cochin, ICD-Tughlakabad and Delhi Air Cargo, Mumbai Port and Mumbai Air Cargo Complex , ICD Talegaon Pune.”

 

2.                     This issues in public interest.

 

Sd/-

 (R.S. Gujral)

 Director General of Foreign Trade and

Ex-officio Special Secretary to the Government of India

 

 

(F. No. 01/89/180/29/AM09/PC-2(A)