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, New Delhi

 

Notification No: 30 (RE-2013)/2009-2014

New Delhi, the 1st  August, 2013

 

Subject: Amendments in Para 3.12.7 of Foreign Trade Policy 2009-14 regarding SFIS.

 

S.O.(E) In exercise of the powers conferred by Section 5 of the Foreign Trade (Development and Regulation) Act, 1992 read with Para 2.1 of the Foreign Trade Policy, 2009-2014, the Central Government hereby makes the following amendments in the Foreign Trade Policy (FTP) 2009-14 with immediate effect:

 

2.         Paragraph 3.12.7 of FTP is amended to read as under:

 

 Existing Paragraph: Entitlement/goods (imported / procured) shall be non transferable (except within group company and managed hotels) and be subjected to Actual User condition.

 

Amended Paragraph:

Entitlement/goods (imported / procured) shall be non transferable (except within group company and managed hotels) and be subjected to Actual User condition. However, these goods can be alienated on completion of 3 years from the date of import / procurement.

 

Effect of this Notification:  Goods  imported / procured  against SFIS scrips can be alienated on completion of 3 years from the date of import / procurement.

 

(Anup K. Pujari)

Director General of Foreign Trade

E-mail: dgft@nic.in

 

[Issued from File No. 01/91/180/1243/AM11/PC3]