dgft


NOTIFICATIONS

NOTIFICATION NO.DATESUBJECT
35/2015-202018.10.2017Amendment in Para 2.17 of the foreign trade policy 2015-2020 on imports and exports to Democratic People`s Republic of Korea (DPRK) in terms of UNSC resolutions concerning DPRK
34/2015-202018.10.2017Amendments in Foreign Trade Policy 2015-20
33/2015-202013.10.2017Amendments in Foreign Trade Policy 2015-20.
32/2015-202004.10.2017Procedure for export of spices to the European Union countries.
31/2015-202029.09.2017Amendment in conditions for export of Guar Gum under Sl.No.89, Chapter 13 of Schedule 2 of ITC(HS).
30/2015-202026.09.2017Amendment in import policy condition of Urea under ITC(HS) Code 3102 10 00 of Chapter 31 of ITC (HS), 2012 - Schedule - 1 (Import Policy).
29/2015-202021.09.2017Amendment in Appendix 3 (SCOMET items) to Schedule -2 of ITC(HS) Classification of Export and Import Items, 2012.
28/2015-202015.09.2017Export Policy of Pluses - Removal of prohibation on export pluses (Toor Dal, Moong and Urad) till further orders
27/2015-202007.09.2017TRQ for Raw Sugar: Amendment in import policy of raw sugar classified under Exim Code 170114 of Chapter 17 of ITC(HS), 2017-Schedule-1 (Import Policy).
26/2015-202001.09.2017Amendment in Policy conditions No.2 to Chapter 95 of ITC (HS), 2017 - Schedule - 1( Import Policy)
25/2015-202025.08.2017Amendment in import policy of gold and silver under Chapter 71 of the ITC(HS) 2017, Schedule -I (Import Policy)
24/2015-202025.08.2017Amendment in Para 2.07 of Foreign Trade Policy 2015-2020.
23/2015-202023.08.2017Amendment in Para 3.24(j) of Chapter-3 of FTP 2015-20
22/2015-202021.08.2017Amendment in import policy of Beans of the species Vigna mungo (L.) Hepper or Vigna radiate (L.) Wilczek under Chapter 7 of the ITC (HS) 2017, Schedule  I (Import Policy)
21/2015-202014.08.2017Amendment in Para 4.32(i) of chapter 4 and in para 6.01 (a) of chapter 6 of the Foreign Trade Policy 2015-20
20/2015-202014.08.2017Supply of essential commodities to the Republic of Maldives during 2017-18
19/2015-202005.08.2017Amendment in import policy of Pigeon Peas (Cajanus Cajan) /Toor Dal Under Chapter 7 of the ITC (HS) 2017, Schedule-I (Import Policy)
18/2015-202001.08.2017Amendment in Para 13 of the General Notes Regarding Import Policy of ITC (HS), 2017-Schedule - 1 ( Import Policy)
17/2015-202001.08.2017Amendment in import policy conditions of items under EXIM Code 44039918 under Chapter 44 of ITC (HS), 2017 - Schedule - 1 ( Import Policy).
16/2015-202012.07.2017Amendment in Chapter Notes and Import Policy and Policy Conditions of items under Chapter 98 of ITC (HS), 2017 - Schedule - 1 (Import Policy)
15/2015-202005.07.2017Export policy of Sandalwood
14/2015-202030.06.2017Addition of M/s International Gemological Institute (India) Pvt LTd., Bandra Kurla Complex, Mumbai in paragraph 4.42 of FTP 2015-20
13/2015-202028.06.2017Amendment in export policy for export of chemicals listed under SCOMET Category 1C of Appendix 3 of Schedule 2, ITC(HS) Classification of Export and Import Items
12/2015-202027.06.2017Supply of essential commodities to the Republic of Maldives during 2017-18
11/2015-202023.06.2017Amendment in export policy of Muli Bamboo and export policy for bamboo products.
10/2015-202022.06.2017Prohibition on import of milk and milk products from China.
09/2015-202008.06.2017Amendment in Para 9 (B) of General Notes regarding Import Policy of ITC (HS), 2017, Schedule-I (Import Policy).
08/2015-202023.05.2017Export of Red Sanders wood by Government of Andhra Pradesh, Directorate of Revenue Intelligence (DRI), Government of Maharashtra and Tamil Nadu-Extension of time regarding.
07/2015-202016.05.2017Export Policy of Fertilisers-Updating of List of Manufactures/Units of Single Super Phosphate (SSP), DAP and NP/NPK.
06/2015-202008.05.2017Implementation of Target Plus Scheme as per the decision of the Hon`ble Supreme Court dt. 27.10.2015 in CA No. 554 of 2006 .
05/2015-202024.04.2017Amendment in Table A of Schedule 2 and Appendix 3 of ITC(HS) Classification of Export and Import Items
04/2015-202021.04.2017Amendment in Para 3.18(a) of FTP 2015-20.
03/2015-202019.04.2017Exemption from the application of quantitative ceiling and export bans on export of organic agricultural products (wheat, non-Basmati rice) and organic processed products (edible oils and sugar) and enhancement of quantitative ceiling on export of pulses & lentils.
02/2015-202013.04.2017TRQ for Raw Sugar: Amendment in import policy of raw sugar classified under Exim Code 170114 of Chapter 17 of ITC (HS), 2017-Schedule-1 (Import Plicy).
01/2015-202005.04.2017TRQ for Raw Sugar: Amendment in import policy of raw sugar classified under Exim Code 170114 of Chapter 17 of ITC (HS), 2017-Schedule-1 (Import Policy).