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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)

(Central Board of Excise and Customs)

Notification

No. 19/2016 - Customs (N.T.)

New Delhi, 5th February, 2016

 

G.S.R.………….(E).- In pursuance of clause (a) of sub-section (6) of section 8B of the Customs Tariff Act, 1975 (51 of 1975) and in supersession of notification of the Government of India in the Ministry of Finance, Department of Revenue, No. 103/98 – Cus, dated the 14th December, 1998, published in the Gazette of India, Extraordinary vide number G.S.R. 737(E), dated the 14th December, 1998, except as respects things done or omitted to be done before such supersession, the Central Government, hereby notifies the following countries as developing countries for the purposes of the said section, namely :-

 

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1.    Afghanistan
2.    Albania
3.    Algeria
4.    Angola
5.    Armenia
6.    Azerbaijan
7.    Bangladesh
8.    Belarus
9.    Belize
10.    Benin
11.    Bhutan
12.    Bolivia (Plurinational State of)
13.    Bosnia and Herzegovina
14.    Botswana
15.    Brazil
16.    Bulgaria
17.    Burkina Faso
18.    Burundi
19.    Cabo Verde
20.    Cambodia
21.    Cameroon
22.    Central African Republic
23.    Chad
24.    China
25.    Colombia
26.    Comoros
27.    Congo
28.    Costa Rica
29.    Côte D’Ivoire
30.    Cuba
31.    Democratic People’s Republic of Korea
32.    Democratic Republic of the Congo
33.    Djibouti
34.    Dominica
35.    Dominican Republic
36.    Ecuador
37.    Egypt
38.    El Salvador
39.    Eritrea
40.    Ethiopia
41.    Fiji
42.    Gabon
43.    Gambia
44.    Georgia
45.    Ghana
46.    Grenada
47.    Guatemala
48.    Guinea
49.    Guinea Bissau
50.    Guyana
51.    Haiti
52.    Honduras
53.    Indonesia
54.    Iran (Islamic Republic of)
55.    Iraq
56.    Jamaica
57.    Jordan
58.    Kazakhstan
59.    Kenya
60.    Kiribati
61.    Kyrgyzstan
62.    Lao People’s Democratic Republic
63.    Lebanon
64.    Lesotho
65.    Liberia
66.    Libya
67.    Madagascar
68.    Malawi
69.    Malaysia
70.    Maldives
71.    Mali
72.    Marshall Islands
73.    Mauritania
74.    Mauritius
75.    Mexico
76.    Micronesia (Federal State of)
77.    Mongolia
78.    Montenegro
79.    Morocco
80.    Mozambique
81.    Myanmar
82.    Namibia
83.    Nepal
84.    Nicaragua
85.    Niger
86.    Nigeria
87.    Pakistan
88.    Palau
89.    Palestine
90.    Panama
91.    Papua New Guinea
92.    Paraguay
93.    Peru
94.    Philippines
95.    Republic of Moldova
96.    Romania
97.    Rwanda
98.    Saint Lucia
99.    Saint Vincent and the Grenadines
100.    Samoa
101.    Sao Tome and Principe
102.    Senegal
103.    Serbia
104.    Sierra Leone
105.    Solomon Islands
106.    Somalia
107.    South Africa
108.    South Sudan
109.    Sri Lanka
110.    Sudan
111.    Suriname
112.    Swaziland
113.    Syrian Arab Republic
114.    Tajikistan
115.    Thailand
116.    The former Yugoslav Republic of Macedonia
117.    Timor-Leste
118.    Togo
119.    Tonga
120.    Tunisia
121.    Turkey
122.    Turkmenistan
123.    Tuvalu
124.    Uganda
125.    Ukraine
126.    United Republic of Tanzania
127.    Uzbekistan
128.    Vanuatu
129.    Viet Nam
130.    Yemen
131.    Zambia
132.  Zimbabwe

 

 [F. No.21000/22/2015-OSD(ICD)]

 

 (Satyajit Mohanty)  

Director to the Government of India