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. 38 /2009-14

NEW DELHI, DATED 9th April, 2010

 

Subject: Compulsory registration of cotton yarn export contracts regarding

 

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 2.1 of the Foreign Trade Policy, 2009-14, and also read with Notification No. 26 (RE 2008)/2004-09 dated 22.7.2008 the Central Government hereby makes the following amendments in the Schedule 2, Table B of ITC HS Classifications of Export and Import Items by inserting S.No.161 B, in Chapter 52, immediately after 161 A, with immediate effect, as under: -

 

S. No.

Tariff Item Code

Unit

Item of Description

Export Policy

Nature of Restriction

161 B

5205

 

 

Cotton yarn (other than sewing thread), containing 85% or more by weight of cotton not put up for retail sale

Free

 

 

 

The contracts for export of cotton yarn shall be registered with the Textile Commissioner prior to shipment. Clearance of cotton yarn consignments shall be given by Customs after verifying that the contracts have been registered.

 

5206

 

Cotton yarn (other than sewing thread), containing less than 85% by weight of cotton not put up for retail sale

 

5207

 

 

Cotton yarn (other than sewing thread), put up for retail sale

 

 

2. This issues in public interest.

 

Sd/-

(R.S. Gujral)

DIRECTOR GENERAL OF FOREIGN TRADE

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

 

(Issued from File No.01/91/180/1194/AM10/Export Cell)