dgft


NOTIFICATIONS

NOTIFICATION NO.DATESUBJECT
117(RE-2013) / 2009-201413.03.2015Addition of two new ports for import of new vehicles.
116(RE-2013) / 2009-201413.03.2015Updation of SCOMET list [Appendix 3 to Schedule 2 of ITC (HS) Classification of Export & Import Items].
115(RE-2013) / 2009-201413.03.2015Export of Military Stores.
114(RE-2013) / 2009-201412.03.2015Specifying documents required for Export and Import.
113(RE-2013) / 2009-201402.03.2015Addition of a new laboratory for Certification/ Grading of diamonds.
112(RE-2013) / 2009-201420.02.2015Removal of Minimum Export Price (MEP) on export of Potato.
111(RE-2013) / 2009-201406.02.2015Amendment in import policy conditions of Shark fins under ITC (HS) 0305 71 00 of Chapter 03 of ITC (HS), 2012 ‚ Schedule ‚ 1 (Import Policy).
110(RE-2013) / 2009-201406.02.2015Prohibition on export of Shark fins of all species of Shark.
109(RE-2013) / 2009-201406.02.2015Amendment in import policy conditions of cardamoms under ITC (HS) 0908 31 of Chapter 09 of ITC (HS), 2012 ‚ Schedule ‚ 1 (Import Policy).
108(RE-2013) / 2009-201406.02.2015Reduction in Minimum Export Price (MEP) on export of edible oils in branded consumer packs of upto 5 Kgs
107(RE-2013) / 2009-201416.01.2015Amendment in import policy conditions under ITC (HS) 4 digit code 8517.
106(RE-2013) / 2009-201401.01.2015Amendment in import policy conditions under ITC (HS) 4 digit code 3808.
105(RE-2013) / 2009-201401.01.2015Import Policy regime of Radio Navigation Equipment under ITC (HS) 4 digit code 8526.
104(RE-2013) / 2009-201431.12.2014Permission for export of buffalo tallow
103(RE-2013) / 2009-201408.12.2014Amendment in export policy of cotton yarn.
102(RE-2013) / 2009-201408.12.2014Amendment in export policy of cotton.
101(RE-2013) / 2009-201408.12.2014Functioning of Appellate Authority against the orders passed by the Adjudicating Authorities authorized by the Central Government under Section 13 of the said Act and specified in column 2 .
100(RE-2013) / 2009-201405.12.2014Import policy of Worked monumental or building stone (except slate) and articles thereof, other than goods of heading 6801; mosaic cubes and the like, of natural stone (including slate), whether or not on a backing; artificially coloured granules, chippings and powder, of natural stone (including slate)
99(RE-2013) / 2009-201420.11.2014Policy for issue of import licenses of Rough Marble and Travertine Blocks for the Financial year 2014-15.
98(RE-2013) / 2009-201419.11.2014Import Policy of Scheduled Chemicals.
97(RE-2013) / 2009-201407.11.2014Revision in Import Policy for Natural Sand.
96(RE-2013) / 2009-201405.11.2014Extension of time for export of Red Sanders wood by Government of Andhra Pradesh & Directorate of Revenue Intelligence (DRI).
95(RE-2013) / 2009-201422.10.2014Export of Dried Silk Worm Pupae to EU
94 (RE-2013) / 2009-201429.09.2014Import of Currency Paper and Security Printing Paper; conditions thereof:
93 (RE-2013) / 2009-201429.09.2014Revision in Import Policy for some primary agricultural commodities appearing in Chapter 10 of ITC(HS), 2012, Schedule 1 (Import Policy).
92 (RE-2013) / 2009-201426.09.2014Amendment in export policy of iron ore pellets manufactured by KIOCL
91 (RE-2013) / 2009-201421.08.2014Export Policy of Onions.
90 (RE-2013) / 2009-201421.08.2014Amendment in Para 4.1.15 of FTP, 2009-2014.
89 (RE-2013) / 2009-201406.08.2014Export benefits / incentives against exports to Iran.
88 (RE-2013) / 2009-201404.07.2014Export policy of sugar
87 (RE-2013) / 2009-201403.07.2014Amendments in the ITC (HS) 2012, Schedule 1 (Import Policy):
86 (RE-2013) / 2009-201402.07.2014Export Policy of Onions.
85 (RE-2013) / 2009-201426.06.2014Export policy of Potato
84 (RE-2013) / 2009-201423.06.2014Prohibition on import of milk and milk products from China.
83 (RE-2013) / 2009-201420.06.2014Export of Pig Bristles and Hair to EU.
82 (RE-2013) / 2009-201417.06.2014Export Policy of Onions
81 (RE-2013) / 2009-201413.06.2014Exemption to Bhutan from the application of export bans by India on export of Milk Powder, Wheat, Edible Oils, Pulses and Non Basmati Rice.
80 (RE-2013) / 2009-201430.04.2014Amendment in Notification No 22(RE-2013)/2009-14 dated 18th June, 2013 relating to export of edible oils.
79 (RE-2013) / 2009-201430.04.2014Export to Iran under Para 2.35(b) of Foreign Trade Policy, 2009-14.
78 (RE-2013) / 2009-201431.03.2014Extension of Prohibition on Export of Pulses
77 (RE-2013) / 2009-201427.03.2014Exemption for export of pulses to the Republic of Maldives.
76 (RE-2013) / 2009-201427.03.2014Export of Stone Aggregate to Maldives under Bi-lateral Trade Agreement between Government of India and Government of the Republic of Maldives.
75 (RE-2013) / 2009-201427.03.2014of River Sand to Maldives under Bi-lateral Trade Agreement between Government of India and Government of the Republic of Maldives.
74 (RE-2013) / 2009-201413.03.2014Grant of relaxation for import of steel and steel products from the applicability of Steel and Steel Products (Quality Control) Second Order, 2012.
73 (RE-2013) / 2009-201412.03.2014Export Policy of Onions.
72 (RE-2013) / 2009-201406.03.2014Export Policy of Onions.
71 (RE-2013) / 2009-201427.02.2014Amendments in Chapter 3 of Foreign Trade Policy 2009-14
70 (RE-2013) / 2009-201420.02.2014Amendment in Chapter 5 of Foreign Trade Policy 2009-14.
69 (RE-2013) / 2009-201419.02.2014Amendment in paragraph 1.2(a) of FTP 2009-14.
68 (RE-2013) / 2009-201412.02.2014Export of Arms and related materials to Government of Iraq.
67 (RE-2013) / 2009-201412.02.2014Export of Arms and related materials to Government of Iraq.
66 (RE-2013) / 2009-201423.01.2014Allowing benefit of IEIS to export of cotton yarn in FY 2013-14
65 (RE-2013) / 2009-201408.01.2014Addition of a new Policy Condition No. 10 to Chapter 87 of ITC (HS), 2012 Schedule 1 (Import Policy).
64 (RE-2013) / 2009-201406.01.2014Amendments in Chapter 3 of Foreign Trade Policy 2009-14.
63 (RE-2013) / 2009-201403.01.2014Amendment in the procedure for issue of Registration Certificates (RCs) for export of various commodities.
62 (RE-2013) / 2009-201401.01.2014Export of Stone Aggregate to Maldives.
61 (RE-2013) / 2009-201426.12.2013Export Policy of Onions
60 (RE-2013) / 2009-201423.12.2013Relaxation in policy for export of Wood Charcoal to Bhutan.
59 (RE-2013) / 2009-201419.12.2013Export Policy of Onions.
58 (RE-2013) / 2009-201418.12.2013Amendment in Para 9.28 of Foreign Trade Policy, 2009-2014.
57 (RE-2013) / 2009-201416.12.2013Export Policy of Onions.
56 (RE-2013) / 2009-201412.12.2013Restriction on export of certain chemicals.
55 (RE-2013) / 2009-201403.12.2013Export policy of Narcotics drugs and Psychotropic substances.
54 (RE-2013) / 2009-201403.12.2013Amendment in export policy for export of value added products of Red Sanders wood.
53 (RE-2013) / 2009-201402.12.2013Amendment in Chapter 8 of ITC (HS) 2012, Schedule 1 (Import Policy).
52 (RE-2013) / 2009-201402.12.2013Policy for import of Human Embryo.
51 (RE-2013) / 2009-201414.11.2013Amendment of paragraphs 4.1.13(a) and 6.2(a)(i) of FTP to permit export of an item which is otherwise prohibited for export, under Advance Authorisation and by EOUs.
50 (RE-2013) / 2009-201411.11.2013Exemption from the requirement of NOC for export of Kerosene and Liquified Petroleum Gas (LPG) by Indian Oil Corporation Ltd to Nepal & Bhutan.
49 (RE-2013) / 2009-201401.11.2013Export Policy of Onions.
48 (RE-2013) / 2009-201430.10.2013Amendments in Notification No. 31 (RE‚2013)/2009-2014 dated 1st August, 2013
47 (RE-2013) / 2009-201424.10.2013Relaxation in export policy for export of Red Sanders wood.
46 (RE-2013) / 2009-201423.10.2013Import of new motorcycles from Bangladesh through Land Customs Stations (LCSs) across Indo-Bangladesh Border.
45 (RE-2013) / 2009-201409.10.2013Amendment in Notification No 22(RE-2012)/2009-14 dated 18th June, 2013 relating to export of edible oils.
44 (RE-2013) / 2009-201425.09.2013Amendment in Chapter 3 of Foreign Trade Policy.
43 (RE-2013) / 2009-201425.09.2013 Amendment in Chapter 3 of Foreign Trade Policy
42 (RE-2013) / 2009-201425.09.2013Central Government, hereby designates Shri Jaikant Singh, Additional Director General of Foreign Trade as Authorised Officer of Safeguard Measures (Quantitative Restrictions) Rules, 2012,
41 (RE-2013) / 2009-201419.09.2013Export Policy of Onions.
40 (RE-2013) / 2009-201406.09.2013Non-insistence on sequencing of import of gold being followed by export of gold jewellery/articles of gold.
39 (RE-2013) / 2009-201429.08.2013Delegation of power for suspension and cancellation of Importer Exporter Code Number.
38 (RE-2013) / 2009-201426.08.2013Import policy of Worked monumental or building stone (except slate) and articles thereof, other than goods of heading 6801; mosaic cubes and the like, of natural stone (including slate), whether or not on a backing; artificially coloured granules, chippings and powder, of natural stone (including slate)
37 (RE-2013) / 2009-201426.08.2013Policy for issue of import licenses of Rough Marble and Travertine Blocks for the Financial year 2013-14.
36 (RE-2013) / 2009-201426.08.2013Policy for allocation of quota for import of Rough Marble Blocks for Indian companies investing abroad in marble mining, for the year 2013-14.
35 (RE-2013) / 2009-201414.08.2013Export Policy of Onions.
34 (RE-2013) / 2009-201414.08.2013Amendment in the policy for import of Ammonium Nitrate.
33 (RE-2013) / 2009-201407.08.2013Grant of relaxation for import of steel and steel products from the applicability of Steel and Steel Products (Quality Control) Second Order, 2012.
32 (RE-2013) / 2009-201402.08.2013Permission to The Cotton Corporation of India Ltd. for export of cotton (Tariff Codes 5201 and 5203) during the cotton season 2012-13.
31 (RE-2013) / 2009-201401.08.2013Amendments in the Foreign Trade Policy (FTP) 2009-2014.
30 (RE-2013) / 2009-201401.08.2013Amendments in Para 3.12.7 of Foreign Trade Policy 2009-14 regarding SFIS.
29 (RE-2013) / 2009-201424.07.2013Amendment in Notification No. 18 (RE-2013)/2009-2014 dated 11th June, 2013.
28 (RE-2013) / 2009-201424.07.2013Amendment in Para 2.17 A of Foreign Trade Policy, 2009-2014.
27 (RE-2013) / 2009-201405.07.2013Amendment in the Import Policy of Electrical Energy under Exim Code 2716 00 00.
26 (RE-2013) / 2009-201403.07.2013Amendment of Category 3D001 of SCOMET List.
25 (RE-2013) / 2009-201403.07.2013Amendment in Para 4A.2.1 and 4A.2.2 of FTP
24 (RE-2013) / 2009-201419.06.2013Amendment in Para 2.38 of Foreign Trade Policy, 2009-2014.
23 (RE-2013) / 2009-201418.06.2013Prohibition on import of milk and milk products from China.
22 (RE-2013) / 2009-201418.06.2013Amendment in Notification No 39(RE-2012)/2009-14 dated 25th March, 2013 relating to export of edible oils.
21 (RE-2013) / 2009-201413.06.2013 Central Government hereby authorizes the officers to function as Appellate Authority.
20 (RE-2013) / 2009-201413.06.2013Central Government hereby authorizes the officers for the purposes of exercising powers under Section 13 read with Section 11 of the FT(DR) Act, 1992.
19 (RE-2013) / 2009-201412.06.2013Export of Cut & Polished Diamonds for Certification/ Grading &Re-import
18 (RE-2013) / 2009-201411.06.2013Import of live-stock products - Amendment in ITC (HS) 2012, Schedule 1 (Import Policy)
17 (RE-2013) / 2009-201410.06.2013Notification of Iran under Para 2.35 (b) of Foreign Trade Policy, 2009-2014.
16 (RE-2013) / 2009-201406.06.2013Amendment in Para 2.35 (b) of Foreign Trade Policy, 2009-2014.
15 (RE-2013) / 2009-201405.06.2013Export Policy of Sugar.
14 (RE-2013) / 2009-201431.05.2013Amendmen in Paragraph 2.1.2 of the Foreign Trade Policy.
13 (RE-2013) / 2009-201414.05.2013Nomination of Export Promotion Council for Handicrafts (EPCH) as nodal agency for certificate on due diligence adopted by the exporters in procuring wood from legal sources for manufacture of Handicraft articles.
12 (RE-2013) / 2009-201413.05.2013The Central Government hereby makes the following amendment in Chapter 8 of ITC (HS) 2012, Schedule 1 (Import Policy):
11 (RE-2013) / 2009-201422.04.2013Amendment in the Import Policy of Fish Body Oil (Refined).
10 (RE-2013) / 2009-201422.04.2013Amendment in Policy Condition 1 to Chapter 40 of ITC(HS), 2012.
09 (RE-2013) / 2009-201422.04.2013Amendment in Chapter 29 and Chapter 38 of ITC(HS), 2012 Schedule 1 (Import Policy).
08 (RE-2013) / 2009-201422.04.2013Grievance Redressal.
07 (RE-2013) / 2009-201418.04.2013Amendment in Para 5.1 of the Foreign Trade Policy 2009-14.
06 (RE-2013) / 2009-201418.04.2013Addition of two new ports for import of new vehicles.
05 (RE-2013) / 2009-201418.04.2013Import policy of cars manufactured prior to 1st January, 1950.
04 (RE-2013) / 2009-201418.04.2013Amendments in Paragraph 8.3 (c) and Paragraph 8.4 of the FTP pertaining to deemed exports scheme- Regarding.
03 (RE-2013) / 2009-201418.04.2013Amendments in Chapter 3 of Foreign Trade Policy 2009-14.
02 (RE-2013) / 2009-201418.04.2013Amendments in Chapter 4 of the Foreign Trade Policy 2009-2014.
01 (RE-2013) / 2009-201418.04.2013Central Government hereby notifies the Chapter 5 of the Foreign Trade Policy, 2009-2014