(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.  6 (RE-2012) /2009-2014

New Delhi, Dated 4th July, 2012

 

Subject: Removal of Minimum Export Price (MEP) of Basmati rice.

 

S.O.(E)            In exercise of the powers conferred by Section 5 read with Section 3(2) of the Foreign Trade (Development & Regulation) Act, 1992 (No.22 of 1992) and also read with Para 2.1 of the Foreign Trade Policy, 2009-2014, the Central Government hereby deletes the entry at Point  (ii) in the “Nature of Restriction” column [Column No. 6 of the table] against Sl. No. 57 in Chapter 10 of Schedule 2 of ITC(HS) Classification of Export and Import Items relating to Basmati rice.

 

2.         All other conditions [ Point (i); Point (iii) to (viii) in column 6 of the table against Sl. No. 57 in Chapter 10 of Schedule 2 of ITC(HS) book] remain unchanged.

 

 

3. Effect of this notification:

 

Basmati Rice can be exported without any Minimum Export Price (MEP).

 

 

 

 

(Anup K. Pujari)

Director General of Foreign Trade

E-mail: dgft@nic.in

 

(Issued from F.No.01/91/180/775/AM10/Export Cell)