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.  53  (RE-2010)/2009-2014

New Delhi, the  7th June, 2011

 

Subject:  Exemption for export of wheat flour to Maldives for the years 2011-12, 2012-13 and 2013-14.

 

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 substitutes, with immediate effect, the existing para 2.12 of  Notification No. 43(RE-2010)/2009-2014 of 20.04.2011 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 the following quantities of wheat flour to Maldives through the PSUs indicated below:

 

Item

Year

Quantity in MTs

Name of PSU

 

Wheat Flour

 

2011-12

32,095

MMTC Ltd

2012-13

35,304

MMTC Ltd

2013-14

38,835

MMTC Ltd

           

2.         Effect of this notification:

 

Export of 32,094.70 MTs of wheat flour to Maldives for the year 2011-12 was permitted through Notification No. 43 of 20.04.2011. Now, the quantity  of wheat flour, as indicated  above, is permitted  to be exported for the years 2011-12, 2012-13 and 2013-14 to Maldives under the Bi-lateral Trade Agreement between Government of India and the Republic of Maldives, through the designated PSUs, mentioned against each year.

 

 

 

 (Anup K. Pujari)

Director General of Foreign Trade

e-mail: dgft@nic.in 

 

(Issued from F.No.01/91/171/59/AM09/Export Cell)