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Home / Corporate Law News / India yet again delays its decision of imposition of retaliatory Tariffs on US goods till November 2

India yet again delays its decision of imposition of retaliatory Tariffs on US goods till November 2

September 21, 2018:

Steep Trade differences have risen between India and the United States  since President Donald Trump took office.

Modi with Trump
Modi with Trump (File pic)

India has now delayed the implementation of its decision of imposing higher tariffs on some goods imported from the United States to Nov. 2.

As per a Central government order it has been put off for a second time. The retaliatory action was to be taken against U.S. import tariffs on steel and aluminium.

Trade differences between India and the United States have apparently risen since President Donald Trump took office, but India’s decision to further delay comes as the two countries negotiate a package to remove trade frictions over a range of items.

Annoyed & angered by Washington’s refusal to exempt it from new steel and aluminium tariffs, New Delhi had decided in June to raise the import tax from August 4 on some U.S. products, including almonds, walnuts and apples.

The Indian government however later delayed imposing the tax until Sept 18, but with negotiations ongoing, it has decided to postpone again.

Earlier this month India and the United States entered & signed an accord on secure military communication.

This agreement had been stalled for years because of India’s concerns that it would open up its communications network to the U.S. military irreversibly.

Meanwhile Trump escalated his trade war with China on Monday, imposing 10 per cent tariffs on about $200 billion worth of Chinese imports.

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