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. 43/2009-14

NEW DELHI: Dated: 19th May, 2010

 

 

Subject : Import policy of worn clothing and other worn articles.

 

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 1 of the ITC(HS) Classifications of Export and Import Items.

 

2. After amendment the following entry would read as under:-

 

Exim Code

Item description

Policy

Policy conditions

6309 00 00

Worn clothing and other worn articles

Restricted

 

 

3. The Import Licensing Note No. (1) at the end of Chapter 63 stands deleted.

 

4. This issues in public interest.

 

 

Sd/-

(R.S.Gujral)

Director General of Foreign Trade and

Ex-officio Special Secretary to the Government of India

 

 

 

[Issued from File No. 01/89/214/002/AM02/PC2(A)]