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 31 (RE - 2012)/2009-2014

New Delhi, Dated:  4th February, 2013

Subject:- Exemption to processed and/or value added agricultural products from the application of export restrictions/bans. 

 

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 paragraph 2.1 of the Foreign Trade Policy, 2009-2014, as amended from time to time, the Central Government hereby exempts, with immediate effect, the following processed and/or value added agricultural products from any export restrictions/ban:

           

Sl. No.

Name of Product

Tariff Item HS Code

1

Wheat or Meslin flour

1101

2

Cereal flours other than of wheat or meslin (Maize,Oats etc.)

1102

3

Cereal groats, meal pellets

1103

4

Cereal grains otherwise worked except rice of heading no. 1006; germ of cereals, whole ,rolled , flaked or ground

1104

 

5

Other Cereals items

1901 to 1905

6

Milk products including casein and casein products etc.

3501

7

Butter and other fats derived from milk, dairy spread etc.

0405

8

Cheese and Curd

0406

9

Value added products of onion

0712

10

Peanut Butter

15179020

 

                                               

2. Effect of this Notification:

 

Export of above processed and/or value added agricultural products will be exempted from any restriction / ban even in the event of restriction / ban on the export of basic farm produce.

 

 

 

(Anup K. Pujari)

Director General of Foreign Trade

E-mail: dgft@nic.in

 

(Issued from File No. 01/91/180/457/AM 13/Export Cell)