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. 45 /2009-2014

NEW DELHI DATED: 21 MAY, 2010

 

Sub: Export of Stone Aggregate to Maldives for the year 2010-2011.

 

S.O. (E) In exercise of powers conferred by Section 5 and section 3(2) of the Foreign Trade (Development and Regulation) Act, 1992 read with paragraph 1.3 and paragraph 2.1 of the Foreign Trade Policy, 2009-14, as amended from time to time, the Central Government hereby amends Schedule 2 (Export Policy) of the ITC (HS) Classifications of Export and Import Items, as follows:-

 

2. In Chapter 25, the export licensing note regarding export to Maldives, shall be substituted as following:-

 

1. Export to Maldives permitted as per ceiling mentioned below subject to issue of No Objection within the annual ceiling by CAPEXIL who shall monitor the ceiling and send a quarterly report to Export Cell in DGFT:

 

For the financial year 2010-11 (on annual basis)

 

Stone Aggregate : 1,026,550 MTs

 

2. For the export of above quantity of Stone Aggregate, CAPEXIL shall ensure that the suppliers/extractors have obtained appropriate clearances.

 

3. This issues in public interest.

Sd/-

(R. S. GUJRAL)

DIRECTOR GENERAL OF FOEIGN TRADE

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

(Issued from 01/91/180/1099/AM00/Export Cell)