To be published in the Gazette of India Extraordinary Part II Section 3, Sub Section (ii)

Government of India

Ministry of Commerce & Industry

Department of Commerce

Directorate General of Foreign Trade

Udyog Bhawan

 

Notification No.43 (RE-2010)/2009-2014

New Delhi, the   20th April, 2011

 

Subject:  Prohibition on export of wheat Products– Exemption for export of wheat flour to Maldives for the year 2011-12.

 

S.O. (E)        In exercise of the powers conferred by Section 5 of Foreign Trade (Development & Regulation) Act, 1992 (No.22 of 1992) read with Para 2.1 of the Foreign Trade Policy, 2009-2014, the Central Government hereby makes, the following addition with immediate effect at the end of Paragraph No. 2 of Notification No. 33(RE-2007)/2004-2009, dated 08.10.2007, as amended from time to time (pertaining to prohibition on export of wheat and wheat products).

 

2.       In Notification No. 33(RE-2007)/2004-2009, dated 08.10.2007, sub para 2.11 was added on 28.02.2011 vide Notification No. 27(RE-2010)/2009-14.  Now another sub-para 2.12 is added as under:

 

“2.12       The prohibition imposed by Notification No. 33(RE-2007)/2004-2009, dated 08.10.2007 on export of wheat products shall not be applicable to export of 32,094.70 MT of wheat flour to Maldives through M/s. MMTC Ltd.”           

 

3.         This quantity shall be exported by M/s. MMTC Ltd. during the Financial Year 2011-12 i.e. upto 31.03.2012. 

 

4.       Effect of this notification:

 

The export of 32,094.70 MTs of wheat flour to Maldives, is permitted under the Bi-lateral Trade Agreement between Government of India and the Republic of Maldives through M/s. MMTC Ltd. upto 31.03.2012. 

 

Sd/- 

(Anup K. Pujari)

Director General of Foreign Trade

e-mail: dgft@nic.in

 

 

(Issued from F.No.01/91/180/773/AM10/EC)