News Flash
  • Press Release on decisions of 45th GST Council Click here
  • Non- Joining of the candidates selected for the post of Inspector (CGST, PO & Examiner) and Tax Assistant selected through SSC CGLE- 2017- reg.Click here
  • Allocation of Inspector (CGST, Po & Examiner) and TA recommended for appointment by SSC on the basis of result of Combined Graduate Level Examination, 2018- reg.Click here ANNEXURE I || ANNEXURE II || ANNEXURE III
  • Online training on “Sevottam, Citizen’s Charter” on 28th September 2021 from 10:30 AM to 01:15 PM -reg.Click here
  • Online training on “Supply of Goods and Services” on 21st September 2021 from 10:30 AM to 01:15 PM -reg.Click here
  • Online training on “Government e-Marketing (GeM) and e-Procurement” on 16th September, 2021 from 10:30 AM to 01:15 PM -reg.Click here
  • Clarification regarding extension of time limit to apply for revocation of cancellation of registration issuedClick here
  • Notice inviting tender for hiring of office premises at Bhopal for NACIN ZC, Bhopal-reg.Click here
  • Letter issued by Director General(HRD) regarding 'Swachhta@CBIC' tabClick here
  • FINAL ALERT (ALL CCAs)-Non- Joining Status of the candidates selected through SSC CGLE 2017- reg.Click here
  • Prospective Training Report for the month September, 2021-regClick here
  • Prospective Training Report for the month September, 2021-regClick here
  • Notice dated 26.08.2021 for Customs Brokers Licensing Regulation Examination-2022Click here Hindi
  • Presidential Award of Appreciation Certificates & Medals to be announced on the occasion of Republic Day, 2022: reg.Click here Annexure
  • Notification issued to for waiver of penalty payable for noncompliance of the provisions of notification No.14/2020 – Central Tax till 30.09.2021 Click here
View All

10th May, 2001

Notification No. 50/2001-Customs

G.S.R. (E).- WHEREAS in the matter of import of Sodium Ferrocyanide, falling under sub-heading No. 2837.20 of the First Schedule to the Customs Tariff Act, 1975 (51 of 1975), originating in, or exported from the European Union, the designated authority vide its preliminary findings, published in the Gazette of India, Extraordinary, Part I, Section 1, dated the 2nd January, 2001 had come to the conclusion that -

 

(a) Sodium Ferrocyanide, originating in, or exported from the European Union, has been exported to India below its normal value;

(b) the Indian industry has suffered material injury;

(c) the injury has been caused by the imports from the European Union;

 

AND WHEREAS on the basis of the aforesaid findings of the designated authority, the Central Government had imposed an anti-dumping duty vide notification of the Government of India in the Ministry of Finance (Department of Revenue), No. 8/2001-Customs, dated the 31st January, 2001, published in Part II, Section 3, Sub-section (i) of the Gazette of India, Extraordinary, dated the 31st January, 2001 vide G.S.R. 45(E), dated the 31st January, 2001;

 

AND WHEREAS the designated authority vide its final findings published in the Gazette of India, Extraordinary, Part I, Section 1, dated the 16th April, 2001 has come to the conclusion that -

 

(a) Sodium Ferrocyanide of the European Union origin has been exported to India below its normal value;

(b) the Indian industry has suffered material injury;

(c ) the injury has been caused by imports from the European Union;

Now, therefore, in exercise of the powers conferred by sub-section (1) of section 9A of the said Customs Tariff Act, read with sub-section (5) of the said section 9A and rules 18 and 20 of the Customs Tariff (Identification, Assessment and Collection of Anti-dumping Duty on Dumped Articles and for Determination of Injury) Rules, 1995, the Central Government, on the basis of the aforesaid final findings of the designated authority, hereby imposes on Sodium Ferrocyanide, falling under sub-heading No. 2837.20 of the First Schedule to the said Customs Tariff Act, originating in or exported from the European Union, and when imported into India, an anti-dumping duty at the rate which is to be calculated as the difference between US $ 1535 per metric tonne and the landed value of such imported Sodium Ferrocyanide per metric tonne.

2. The anti-dumping duty imposed under this notification shall be levied with effect from the date of imposition of the provisional anti-dumping duty, i.e. the 31st January, 2001, and shall be paid in Indian currency.

 

Explanation. - For the purposes of this notification, -

(a) "landed value" means the assessable value as determined under the Customs Act, 1962 (52 of 1962) and includes all duties of Customs except duties levied under sections 3, 3A, 8B, 9 and 9A of the said Customs Tariff Act;

(b) "rate of exchange" applicable for the purposes of calculation of such anti-dumping duty shall be the rate which is specified in the notification of the Government of India in the Ministry of Finance (Department of Revenue), issued from time to time, in exercise of the powers under sub-clause (i) of clause (a) of sub-section (3) of section 14 of the said Customs Act, and the relevant date for the determination of the "rate of exchange" shall be the date of presentation of the "bill of entry" under section 46 of the said Customs Act.

 

F.No.354/4/2001-TRU (Pt-II)

 

(G.D.LOHANI)

UNDER SECRETARY TO THE GOVERNMENT OF INDIA