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

Udyog Bhawan

 

Notification No 76 (RE – 2010)/2009-2014

New Delhi, Dated:  23rd September, 2011

 

Subject :- Export of non-Basmati rice by the Public Sector Undertakings and Government organizations under Food Aid Programme  and Under bi-lateral Trade Agreement between Government of India and Government of Maldives.

 

S.O. (E)     In exercise of powers conferred by Section 5 of the 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 amends Notification No. 71 (RE-2010)/2009-14 dated 09.09.2011, with immediate effect, as under.

 

2.          Sub-para 2.1 and 2.2 are added at the end of para 2 in the Notification No. 71 (RE-2010)/2009-14 dated 09.09.2011, as follows:

           

2.      ……………

                       “2.1   Export of non-Basmati rice by the Public Sector Undertakings or by any other government organizations under Food Aid Programme shall be permitted.

 

2.2. Export of non-Basmati rice under bi-lateral trade agreement between Government of India and Government of Maldives shall be permitted”.

 

3. Effect of this notification:

 

As it was the situation earlier, now export of non-Basmati rice under Food Aid Programme is permitted freely by PSUs or by government organizations also.  Export of non-Basmati rice  under   agreement between  India and   Maldives will be permitted.

 

 

 

(Anup K. Pujari)

Director General of Foreign Trade

E-mail: dgft@nic.in

 

(Issued from F.No.01/91/180/775/AM 10/Export Cell)