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[To be published in the Gazette of India, Extraordinary, Part II, Section 3, Sub-section (i)]
Government of India
Ministry of Finance
(Department of Revenue)
Notification No. 62/2015-Customs (N.T.)

New Delhi, dated the 17thJune, 2015

G.S.R. (E).- In exercise of the powers conferred under section 157 of the Customs Act, 1962 (52 of 1962), the Central Board of Excise and Customs, hereby makes the following amendments to  amend the Courier Imports and Exports (Clearance) Regulations,1998, namely :-

    1. These regulations may be called the Courier Imports and Exports (Clearance) Amendment Regulations, 2015.
    2. They shall come into force on the date of their publication in the Official Gazette.
  1. In the Courier Imports and Exports (Clearance) Regulations, 1998 (hereinafter referred to as the said regulations), in regulation 2, in sub-regulation (2), in clause (e),-
    1. for the sub-clause (iii), the following shall be substituted, namely:-
                  "goods proposed to be exported under Duty Exemption Schemes, Export Promotion Capital Goods Scheme or any other similar export promotion schemes:
      Provided that this sub-clause shall not apply to goods notified in Appendix 3C of the Foreign Trade Policy (2015-2020), proposed to be exported from Chennai, Delhi and  Mumbai  airports under the Merchandise Exports from India Scheme (MEIS)   in consignment of value upto rupees twenty five thousand and involving transaction in foreign exchange;";
    2. for the sub-clause (iv) , the following shall be substituted, namely:-
                  "goods, other than the goods specified in Appendix 3C of the Foreign Trade Policy (2015-2020), in respect of which the proper officer directs the filing of  shipping bill or bill of export  in the prescribed form;";
    3. the proviso to sub-clause (v)  shall be omitted.          
  2. In the said regulations, in regulation 6, after sub-regulation (3) and before the existing proviso,
    1. the following proviso shall be inserted, namely:-
                  "Provided that  for the goods  specified in Appendix 3C of the Foreign Trade Policy (2015-2020), such entry shall be made in the form prescribed in the Shipping Bill and Bill of Export (Form) Regulations, 1991:";
    2. in the existing proviso, after the word "Provided'', the word  "further"  shall be inserted. 
  3. In the said regulations, in the Form Courier Shipping Bill-II (CSB-II), in the Declaration, for clause (ii), the following shall be substituted, namely:-
    "(ii)  I /We hereby declare that the goods for export as per this Shipping Bill  include only  bonafide commercial samples and prototypes of goods of a value not exceeding Rs. 50,000/- per consignment and bonafide gifts of articles for personal use of a value not exceeding Rs. 25,000/-  per consignment and which are for the time being not subject to any prohibition or restriction on their export from India and on export of which no transfer of foreign exchange is involved".
  4. In the said regulations, in the Form Courier Bill of Export- II (CBEx-II), in the Declaration, for clause (ii), the following shall be substituted, namely:-
    "(ii)  I /We hereby declare that  the  goods for  export  as per  this Shipping Bill  include only  bonafide commercial samples and prototypes of goods of a value not exceeding Rs. 50,000/- per consignment  and bonafide gifts of articles for personal use of a value not exceeding Rs.  25,000/- per consignment and which are for the time being not subject to any prohibition or restriction on their export from India and on export of which no transfer of foreign exchange is involved".

[F. No. 450/04/2013-Cus IV]

(Akshay Joshi)
(Under Secretary to the Government of India)


[Note: The principal Notification No.87/98-Customs (N.T.), dated the 9th November, 1998 was published in the Gazette of India, Extraordinary, Part II, Section 3, sub-section (i), dated the 9th November 1998 vide number G.S.R. 662(E), dated the 9th November, 1998 and was last amended vide Notification No. 75/2010-Customs (N.T.) dated the 12th August, 2010, published in the Gazette of India, Extraordinary, Part II, Section 3, sub-section (i), dated the 12th August, 2010, vide number G.S.R. 676 (E), dated the 12th August, 2010.]