J&K HC: Dispute Involving Elements of Criminality Not Automatically Excluded from Arbitration  ||  J&K HC: Dispute Involving Elements of Criminality Not Automatically Excluded from Arbitration  ||  Karnataka Govt. Proposes Bill to Provide 50-75% Kannadiga Quota in Private Jobs  ||  Madras High Court: Investigation Under PMLA Against Private Contractors, Stopped  ||  All. HC: In UP, Principle of ‘No Pay No Work’ Not Applicable on State Government Employees  ||  Del. HC: Notice Issued on Plea for Reservation of 33% Seats for Women in Lawyers' Bodies Elections  ||  SC: Not Uncommon for Diff. Statutes Concerning Similar Area of Law to Have Convergence of Interest  ||  Supreme Court: Maintenance or Permanent Alimony Should Not be Penal  ||  SC: No Indefeasible Right to Pay Parity Unless Competent Authority Equates Two Posts  ||  Tel. HC: HC has Limited Power in Matter of Granting Permission to Withdraw Appeal    

Clarification regarding subsequent re-import of unsold jewellery, exported under Para 4.79& 4.92 of Handbook of procedure 2023- (Ministry of Commerce and Industry) (16 Oct 2023)

MANU/DGFT/0156/2023

Customs

1. Import policy of items under ITC (HS) Code 71131911, 71131919 and 71141910 has been amended from 'free' to 'restricted' category vide Notification No. 19/2023 dated 12.07.2023. Subsequently, this Directorate has received representations from trade and industry seeking clarification regarding applicability of above import restriction on subsequent re-import of items exported under para 4.79 & 4.92 of Handbook of procedure 2023.

2. It is clarified that re-import of unsold jewellery exported for the purpose of exhibition abroad in terms of above paras under ITC (HS) codes 71131911 & 71131919 may be allowed clearance by Customs Authorities without import licence in compliance with applicable customs' provisions."

This issues with the approval of DGFT.

Tags : CLARIFICATION   RE-IMPORT   UNSOLD JEWELLERY  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved