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. 89 (RE-2013)/2009-2014

New Delhi, the 6th August, 2014


SubjectExport benefits / incentives against exports to Iran.


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 amendment in the Para 2.40A of Foreign Trade Policy, 2009-2014:


2.       The word ‘specific’ appearing in the first line of Para 2.40A of Foreign Trade Policy, 2009-2014 is hereby deleted:


3.       After deleting, Para 2.40A of Foreign Trade Policy, 2009-2014 shall read as under:


Para 2.40A: Export proceeds against exports to Iran realized in Indian rupees are permitted to avail exports benefits/ incentives under the Foreign Trade Policy, 2009-14, at par with export proceeds realized in freely convertible currency.


4.       Effect of this notification: The word ‘specific’ has been deleted from Para 2.40A of Foreign Trade Policy, 2009-2014.



(Pravir Kumar)

Director General of Foreign Trade




[Issued from (01/93/180/25/AM-12/PC-2(B)]