(To be published in the Gazette of India Extraordinary)

Part II, Section 3, Sub-Section (II)

Government of India

Ministry of Commerce and Industry

Department of Commerce

Udyog Bhawan

 

Notification No.33  (RE-2012) /2009-2014

New Delhi, the  8th  February, 2013

 

 

Subject: Amendment in FTP (RE-2012)(2009-2014)- Post Export EPCG Scheme

 

S.O (E) : In exercise of the powers conferred by Section 5 of the Foreign Trade (Development & Regulation) Act, 1992, as amended, read with paragraph 1.3 of the Foreign Trade Policy, 2009-2014, the Central Government hereby amends with immediate effect para 5.11 of Foreign Trade Policy, 2009-2014 (RE 2012).

 

 

2. The existing Sub-Para (b) of Para 5.11of FTP which reads as under has been amended:-

“Duty paid on capital goods (excluding portion CENVATed/ Rebated) shall be remitted in the form of freely transferable duty credit scrip(s)”.

The amended Sub-Para (b) of Para 5.11of FTP will now read as under:

“Basic Customs duty  paid on Capital Goods shall be remitted in the form of freely transferable duty credit scrip(s), similar to those issued under Chapter 3 of FTP.”

 

3. Effect of this amendment :

 

It is clarified that duty credit scrips issued under Post Export EPCG Scheme will be issued only in  respect of basic customs duty and will have the same features as Chapter 3 scrips.

 

 

 

(Anup K. Pujari)

Director General of Foreign Trade

E-mail: dgft@nic.in

 

 

(Issued from F.No. 18/08/AM 13/Pol-5)