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 34 (RE–2012)/2009-2014

New Delhi, Dated:  8th February, 2013

 

Subject: Export of Stone Aggregate to 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, as amended from time to time, the Central Government hereby makes the following amendments in  Notification No.54(RE-2010)/2009-2014 dated 07.06.2011 with immediate effect.

 

2.         Notification No. 54(RE-2010)/2009-2014 dated 07.06.2011 had permitted export of specified quantities of Stone Aggregates to Maldives for the years 2011-12, 2012-13 and 2013-14.  With immediate effect, export of Stone Aggregates against the above notification is stopped till further notice.   

 

3. Effect of this notification:

 

Export of Stone Aggregates to the Republic of Maldives permitted vide notification dated 07.06.2011 is stopped till further notice.

 

 

 

 

(Anup K. Pujari)

Director General of Foreign Trade

E-mail: dgft[at]nic[dot]in

 

 

 

(Issued from 01/91/171/59/AM09/Export Cell)