Following categories of information.


DIRECTORATE GENRAL OF FOREIGN TRADE
(http://dgft.delhi.nic.in)

RIGHT TO INFORMATION ACT, 2005

S.No. Category Information
1 Particulars of its organization,functions and
duties.
Organisational chart
2 Powers and duties of its officers and employees. Powers and Duties
3 Procedure followed in the
decision making process including channels of supervision and accessibility.
(I).Channel followed in decision making process is available in Web Site including duties and supervision upto the level of
ADG in each section of HQ.
  
(II).All financial and License issuing powers have been delegated to the
Regional Licensing Authorities except in EPCG wherein licences are issued
from DGFT HQ only when duty saved is more than Rs
50 crore.
  
(III).All activities of DGFT like filling of applications for any purpose
have been made online with digital signature for greater security.
4 Norms set by it for the discharge of its functions. Norms for all type of activities in RLA’s office of DGFT has been given in details under “Citizen Charter”
5 Rules, regulations, instructions,
manuals and records, held by it or under its control or used by its employees
for discharging its functions.
Foreign Trade Policy-I 
Hand
 Book of Procedure Vol.I 
II and III.
6 Statement of the categories of documents that are held by it or under its control. All related material and files concerning ALC’s, ECA, EPCG,PRC, PIC, etc.
7 Particulars of any arrangement
that exists for consultation with, or representation by, the members of the
Public in relation to the formulation of its policy or implementation
thereof.
(I).Regular interactions with Appex Chamber of
commerce, various export promotion councils and trade associations, etc. are
being done before formulation of policy and its
supplementary every year.  
(II).Open houses are being conducted in Regional Jt.DGFT
offices to get the feed back on policies and corrective measures if any.
8 Statement of Boards, Councils,
Committees and other bodies consisting of two or more persons constitutes as
its part or for the purpose of its advice, and as to whether meetings of those
Boards, Councils, Committees and other bodies are open to the public or the
minutes of such meeting are accessible for public.
(I) Board of Trade  
(II) Inter Stat Trade Council  
(III) ALC’s on various commodities,The minutes are placed on web site immediately.  
(IV) PRC  
(V) PIC  
(V)Grievances Redressal Committee
9 A directory of its officers and
employees.
Directory of DGFT HQ and RLA’s is
available on Website.
10 The monthly remuneration received by each or its officers and employees, including the system of computerization as provided in its regulations. The Pay-scales of all the officers and staff
11 The budget allocated to each of
its agency, indicating the particulars of all plans, proposed expenditure and
reports on disbursements made.
Annexure - II
12 The manner or execution of
subsidy programmes, including the amounts allocated and the details of
beneficiaries of such programmes.
Nil
13 The particulars of concessions,
permits or authorizations granted by it.
Nil
14 Details in respect or the
information available to or held by it, reduced in an electronic form.
The data relating to all
Licences and IEC issued by RLA’s, are transmitted online to NIC server placed
at N.Delhi on a daily basis from the field RLA’s. (Exim Bulletin)All
decisions taken in ALC’s are put on the DGFT web site immediately by DGFT HQ.

(Minutes)
15 Particulars of facilities
available to citizens for obtaining information, including the working hours
or library or reading room, if maintained for public.
DGFT Website, Information Counter at DGFT HQ. & Information counter at each Regional Jt.DGFT office.
16 Names, designations and other
particulars of the Public Information Officers.
List of CPIO and AA for DGFT
(HQ).
17 Other information as may be
prescribed.
 
Public Information
Officers (PIOs)

 
(i)Every public authority to
designate as many officers as PIOs in all administrative units or offices
under it as necessary to provide information under the Act.
 
(ii) Every public authority to
designate an officer within 100 days of the enactment of the Act, at each
sub-divisional level as an Asstt. PIO to receive
applications for information or appeals under the Act.
 
(iii) PIO can seek assistance
or any other officer considered necessary in discharge of his duties.
Nil