PUBLIC NOTICES

PUBLIC NOTICE NO.

DATE

SUBJECT

70(RE-98) /97-02

05-02-99

 Amendment in H.B. Vol. I 1997-2002 and Corrigendum to Public Notice No. 62 dated 24.12.1998 and Public Notice No.29 dated 10.8.1998

69(RE-98) /97-02

05-02-99

 Amendments in Schedule 2 Appendix 1 of ITC (HS) Classification of Export & Import item 1997-2002.

68(RE-98) /97-02

03-02-99

 Amendments in Schedule 2 Appendix 1 of ITC (HS) Classification of Export & Import item 1997-2002.

67(RE-98) /97-02

22-01-99

 One time extension in export obligation for bonafide default in respect of Old Advance Licenses.

66(RE-98) /97-02

13-01-99

 Amendment in Para 8.38 of H.B. Vol. I, 1997-2002.

65(RE-98) /97-02

08-01-99

 Amendment in Para 5.40 of H.B. Vol. I, 1997-2002

64(RE-98) /97-02

31-12-98

 Amendment in Public Notice No. 26 dated 14.7.1997.

62(RE-98) /97-02

24-12-98

 DEPB Rates

61(RE-98) /97-02

24-12-98

 EH/TH/STH/SST Certificates for Hotels, Travel Agents, Tour Operators, Tourist transport operators are also eligible for SIL in terms of Para 12.12(B)

60(RE-98) /97-02

24-12-98

 Amendments in H.B. Vol. I, 1997-2002

59(RE-98) /97-02

24-12-98

 Amendments in H.B. Vol. I, 1997-2002

58(RE-98) /97-02

23-12-98

 Import of Plastic waste/ Scrap by EPZs.

57(RE-98) /97-02

10-12-98

 Amendment in Para 5.3 (a)(i) of H.B.Vol. I, 1997-2002

56(RE-98) /97-02

13-11-98

 Amendment in Para 5.3(b) of H.B. Vol. I, 1997-2002

55(RE-98) /97-02

11-11-98

 DEPB Rates

54(RE-98) /97-02

10-11-98

 Indian Rupee value of the Special Currency Basket for the purpose of deferred payments contracts entered into under the deferred payments protocol dated 30.4.1981 for the period 1.1.19981 to 31.12.1985 and deferred payments protocol dated 23.12.1985 for the period 1.1.1986 to 31.12.1990 between the Government of India & the USSR relating to the deliveries of machinery and equipment from the USSR to India on deferred payment terms.

53(RE-98) /97-02

06-11-98

 Amendments in the H.B. Vol. I, 1997-2002.

52(RE-98) /97-02

05-11-98

 Amendments/ Corrections and additions for SION.

51(RE-98) /97-02

26-10-98

 Deletion of condition (iii) against entry at S.No. 6 related to Cotton Yarn in Scheduled 2 Appendix 1 of ITC (HS) Classification of Export & Import items 1997-2002.

50(RE-98) /97-02

15-10-98

 Submission of import return for Mulberry Raw Silk by the Agencies who have been allowed import of Mulberry Raw Silk without Import License in terms of Public Notice No.47 dated 8.10.1998.

49(RE-98) /97-02

14-10-98

 Deletion of items “ Powder Milk” and “Ghee” under column 2 of Sr. No.29 of Schedule 2 Appendix 1 of ITC (HS) Classifications of Export & Import items 1997-2002.

48(RE-98) /97-02

13-10-98

 Deletion of items “ Powder Milk” and “Ghee” under column 2 of Sr. No.29 of Schedule 2 Appendix 1 of ITC (HS) Classifications of Export & Import items 1997-2002.

47(RE-98) /97-02

08-10-98

 Agencies who can import Mulbery Raw Silk without import license.

46(RE-98) /97-02

07-10-98

 Amendments in the H.B. Vol. I

45(RE-98) /97-02

05-10-98

Policy relating to import of wheat by Roller Flour Mills.

44(RE-98) /97-02

28-09-98

One-time Extension in Export Obligation for Bonafide Default in respect of Old Advance Licences.

43(RE-98) /97-02

 

 Substitution of Appendix 27,29 & 36

42(RE-98) /97-02

21-09-98

 DEPB Rates.

41(RE-98) /97-02

16-09-98

 Special Advance License Scheme for export of Electronic Products

40(RE-98) /97-02

15-09-98

 Amendments in the H.B. Vol. I, 1997-2002.

39(RE-98) /97-02

15-09-98

 Amendments in Schedule 2 Appendix 1 of ITC (HS) Classifications for Export & Import items 1997-2002

38(RE-98) /97-02

15-09-98

 Deletion of. Sr. No.4 of H.B. Vol.II, 1997-2002

37(RE-98) /97-02

10-09-98

 Amendments/modifications and addition in SION.

36(RE-98) /97-02

02-09-98

 Addition of Silk waste against Sr. 38 in Schedule 2 Appendix I of ITC (HS) Classification of Export &Import items 1997-2002.

35(RE-98) /97-02

01-09-98

 Amendments in Schedule 2 Appendix 1 of ITC ( HS) Classifications of Export & Import Items  1997-2002.

34(RE-98) /97-02

31-08-98

Handbook of Procedures, 1997-2002 Vol. 2 ( incorporating amendments made upto 31st August, 1998.

33(RE-98) /97-02

27-08-98

Permission for Non SSI Units for expansion or creation of new capacities for the items reserved for SSI Units.

32(RE-98) /97-02

24-08-98

Extension of export obligation period for 4 months with payment of 1% penalty on unfulfilled FOB.

31(RE-98) /97-02

21-08-98

DEPB Rates.

30(RE-98) /97-02

21-08-98

Amendments in H.B. Vol. I 1997-2002

29(RE-98) /97-02

10-08-98

Addition of Agency after Sr. No. 21 under Appendix 32 A and after Sr. No. 15 under list of ISO 9000 (series) Certificate agencies of Appendix 32B.

28(RE-98) /97-02

10-08-98

Deletion of Inspection and Certification Agencies at Sr.No.17 in Appendix 32 A of H.B. Vol. I

27(RE-98) /97-02

06-08-98

Indian Rupee Value of the special currency Basket for the purposes of deferred payments contracts entered into under the Deferred payments protocol dated the 30th April, 1981 for the period l.l.81 to 31.12.85 and the Deferred payments protocol dated 23rd December, 1985 for the period l.l.1986 to 31.12.90 between the Government of India and the USSR relating to the deliveries of machinery and equipment from the USSR to India on deferred payment terms. 

26(RE-98) /97-02

05-08-98

Specification of conditions & procedure for export of Species of exotic birds.

25(RE-98) /97-02

01-08-98

Items freely importable to India from SAARC Countries

22(RE-98) /97-02

10-07-98

DEPB rates

21(RE-98) /97-02

07-07-98

Addition of Marine Product Export Development Agency under HACCP certification agencies in Appendix 32 B.

20(RE-98) /97-02

26-06-98

Validity to Advance & DEPB Licenses issued with Port of registration Kandla for the damage caused by natural calamity in Gujarat region.

19(RE-98) /97-02

24-06-98

Fixation/Modification of Standard Input Output Norms

18(RE-98) /97-02

22-06-98

Fixation/Modification of Standard Input Output Norms

17(RE-98) /97-02

22-06-98

Amendments in Schedule 2 Appendix 1 of ITC (HS) Classifications of Export and Import items 1997-2002

16(RE-98) /97-02

18-06-98

DEPB Rates.

15(RE-98) /97-02

08-06-98

Amendment in H.B. Vol.I (1997-2002)

14(RE-98) /97-02

05-06-98

DEPB Scheme

13(RE-98) /97-02

08-05-98

Extension of time limit for completing export obligation/release of Gold/ Silver/Platinum taken from the designated authorities under Chapter-8 of the Exim Policy, 1997-2002

12(RE-98) /97-02

05-05-98

Indian Rupee Value of the special currency Basket for the purposes of deferred payments

11(RE-98) /97-02

05-05-98

Continuance of deemed export benefits under para 10.2(d) of Exim Policy, 1997-2002 & paragraph 121(e) of Exim Policy, 1992-97 for supplies made to Madhya Pradesh Electricity Board for execution of their Thermal Power Projects in the wake of withdrawal of World Bank loan for this Project.

10(RE-98) /97-02

01-05-98

DEPB Scheme

9(RE-98) /97-02

30-04-98

Amendment in H.B. Vol. I

8(RE-98) /97-02

29-04-98

Freely importable items from SAARC Countries.

7(RE-98) /97-02

24-04-98

One time extension in EO for bonafide default in respect of old Advance Licences

6(RE-98) /97-02 

 

15-04-98

DEPB Scheme

5(RE-98) /97-02

15-04-98

I-O Norms

4(RE-98) /97-02 

15-04-98

DEPB Scheme

3(RE-98) /97-02

13-04-98

 Amendment in Public Notice No. 26 dated 14.7.1997 and Public Notice No. 59 dated 11.12.1997

2(RE-98) /97-02

 13-04-98

 Procedures  & Conditions to be followed for export of Sandalwood De-oiled Spent Dust.

1(RE-98) /97-02

31.03.1998