Supreme Court Expresses Disappointment Over Inadequate Implementation of RPwD Act, 2016  ||  24,000 Teaching and Non-Teaching Jobs Invalidated by Calcutta High Court  ||  24,000 Teaching and Non-Teaching Jobs Invalidated by Calcutta High Court  ||  Del. HC: For Purposes of Article 19(6) of COI National Council for Teacher Education is ‘State’  ||  Karnataka High Court: Smoking Hookah as Addictive and Harmful as Smoking Cigarettes  ||  All. HC: Interest Can’t be Awarded by Labour Court In Proc. for Money Recovery from Empl. u/s 33C(2)  ||  All. HC: Rs. 5 Lakh Cost Imposed on CWC for Sending Minor Living With Mother to Children’s Home  ||  Ker. HC Issues Guidelines for DNA Testing of Children of Rape Victims Who Are Given in Adoption  ||  SC: Fourteen-Year-Old Rape Survivor Allowed to Terminate Twenty-Eight-Week Pregnancy  ||  SC: Government of Himachal Pradesh Directed to Review its Policies on Child Care Leaves    

Import policy of Unmanned Aircraft System (UAS)/Unmanned Aerial Vehicle (UAVs)/Remotely Piloted Aircraft (RPAs)/drones- (Ministry of Commerce and Industry) (27 Jul 2016)

MANU/DGFT/0089/2016

Customs

In exercise of powers conferred by Section 3 of FT (D&R) Act, 1992, read with paragraph 1.02 and 2.01 of the Foreign Trade Policy, 2015-2020, as amended from time to time, the Central Government hereby introduces policy condition No.3 under Chapter 88 of ITC (HS), 2012 - Schedule - 1 (Import Policy), as under: 3. Import of Unmanned Aircraft System (UAS)/Unmanned Aerial Vehicle (UAVs)/Remotely Piloted Aircraft (RPAs)/drones is 'Restricted' requiring prior clearance of the Directorate General of Civil Aviation (DGCA) and import licence from DGFT.

2. Effect of this Notification Import of Unmanbed Aircraft System(UAS)/Unmanned Aerial Vehicle (UAVs)/Remotely Piloted Aircraft (RPAs)/drones is 'Restricted': it would require prior clearance of Directorate General of Civil Aviation (DGCA) and import licence from DGFT.

Tags : POLICY CONDITION   IMPORTS   INTRODUCTION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved