(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

Udyog Bhawan

 

Notification No   26    (RE – 2010)/2009-2014

New Delhi, Dated :       28  February, 2011

 

Subkject:-  Export of Honey to USA and European Union.

 

S.O. (E)                          In exercise of powers conferred by Section 5 of the Foreign Trade (Development & Regulation) Act, 1992 (No. 22 of 1992) read with Para 2.1 of the Foreign Trade Policy, 2009-2014, the Central Government, with immediate effect,  makes the following amendments in Notification No  66(RE – 2008)/2004-2009  dated   01.12.2008.

 

2.         Vide Notification No  66(RE – 2008)/2004-2009  dated   01.12.2008,  a new Chapter 4 with Serial Number 33 A relating to export of Honey to USA was inserted in the Schedule 2 of ITC(HS) Classification of Export & Import Items.  Now, by this notification the existing entries of Chapter 4 in the Schedule 2 of ITC(HS) Classification of Export & Import Items are substituted as follows: 

 “Chapter-4

Sl. No.

Tariff Item HS Code

Unit

Item Description

Export Policy

Nature of Restriction

33 A

04090000

Kg

Natural Honey

Free

Export of honey to USA and European Union(EU) shall be allowed subject to the following conditions:

1.                   Honey exported shall be ‘wholly obtained’ Indian origin honey only, and;

2.                    No blending of Indian honey shall be permitted with honey originating from any other country.”

 

3.        Effect of this notification:

 

   Now, the conditions mentioned in the Column “Nature of Restriction” in the Table at para 2 above shall be applicable for export of Honey to European Union also. Earlier it was applicable on export of Honey to USA only.

 

 

 

(Anup K. Pujari)

Director General of Foreign Trade

E-mail: dgft@nic.in

 

(Issued from F. No. 01/91/171/52/AM09/Export Cell)