(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  03(RE-2012)/2009-2014

New Delhi, Dated   29th  June, 2012

 

Subject:- Export Policy of Onions.

 

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 amends para 2 of Notification No.116(RE-2010)/2009-14 dated 08.05.2012 with immediate effect .

 

2. The amended para 2 of Notification No 116 dated 08.05.2012 will now read as :

 

 “Export of onions is allowed without any MEP(Minimum Export Price) till further  orders. “

 

3. Each of the 13 STE’s designated for export of onion will continue to send a daily report about the quantity registered by them to DGFT addressed to the e-mail onionexport-dgft@nic.in .

 

4.  Effect of this Notification:

 

 Export of onions is allowed without any MEP(Minimum Export Price).

 

 

(Anup K. Pujari)

Director General of Foreign Trade

E-mail: dgft@nic.in

 

 

(Issued from File No. 01/91/180/922/AM’08/PC-III/Export Cell)