Government of India

Ministry of Commerce and Industry

Department of Commerce

Directorate General of Foreign Trade

Udyog Bhawan, New Delhi

 

Policy Circular No.      15  /2009-2014 (RE 2012)                                        Dated:        21st  Feb, 2013

To

                All Regional Authorities (RAs);

                All Commissioners of Customs;

                Exporting Community

 

Subject:- Clarification regarding deemed export benefits for supply  against ARO/Invalidation letter            against Advance Authorisation – reg.

 

                Policy Circular No.9/2009-14 dated 1.10.2009  had clarified that supply of goods against Advance Release Order (ARO) is eligible for refund of duty drawback only and not for Terminal Excise Duty (TED) and  supplies against invalidation letter is eligible for Advance Authorisation and TED refund.

 

2.            The matter has been further examined in this Directorate. Benefits available against ARO/invalidation letter in respect of Advance Authorisation are as under:

 

A.            For supply against ARO :

                (i)               Refund of Duty drawback

                (ii)              Refund of TED

 

B.            For supply against invalidation letter against Advance Authorisation (AA) :

                (i)            Ab-initio exemption from TED. (hence there would be no question of refund                     of TED).

                (ii)           AA/DFIA for intermediate supply.

 

3.            This issues with the approval of DGFT.

Sd/-

(Jaikant Singh)

Jt. Director General of Foreign Trade

Telephone No.: 23062968

e-mail: jaikant.s@nic.in

 

(Issued from File No.01/94/180/451/AM12/PC-4)