CITIZEN’S CHARTER

 

 

DIRECTORATE GENERAL OF FOREIGN TRADE

 

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE AND INDUSTRY

DEPARTMENT OF COMMERCE

NEW DELHI-110011

 

                                        Website: http://dgft.gov.in         

 

ORGANISATIONAL SET-UP:

 

Directorate General of Foreign Trade is an attached office of the Department of Commerce, Ministry of Commerce and Industry. The headquarter is in Udyog Bhavan, New Delhi.  There are four Zonal Offices at Delhi, Mumbai, Kolkata and Chennai headed by Additional Director General of Foreign Trade.  There are 37 Regional Authorities (RAs) all over the country, including the 4 Zonal Offices, which are also RAs.

 

OUR VISISON AND MISSION

                                                                         

 

1.         The vision underpinning the Foreign Trade Policy for 2015-2020 is to make India a significant participant in world trade by the year 2020 and to enable the country to assume a position of leadership in the international trade discourse.

 

2.         Strong trade relations will help India to forge stronger relationships in its immediate neighbourhood and in new directions, both bilaterally as well as through regional forums.

 

3.         The policy of market diversification which has stood India in good stead during the global economic downturn will continue to be a key determinant of the country’s trade policy, together with product diversification.

 

4.         High quality products are their own best advertisement. Recognizing the increasing role of standards in global trade and the steps India needs to take both to strengthen its own standards as well as to meet the challenges posed to its exports, a roadmap has been developed on measures required to protect consumers, raise the quality of the merchandise produced and greatly enhance India’s capacity to export to discerning markets.

 

5.         The increasing challenge of Non-Tariff Measures (NTMs) used by various countries cannot be wished away. India will have to adopt a multi-pronged strategy to deal with NTMs and to increase overseas market access. Equally, there is a need to put in place measures to keep out sub-standard products by strengthening monitoring and surveillance systems.

 

6.         Further, in an increasingly competitive world, branding plays an indispensable role in global positioning and the FTP addresses this issue as well. Branding campaigns are being planned for promoting exports from sectors such as services, pharmaceuticals, plantations and engineering as well as of commodities and services in which India has traditional strengths, such as handicrafts and yoga.

 

7.         Efforts at the operational level include the simplification of procedures and digitization of various processes. Specific measures will be taken to facilitate the entry of new entrepreneurs and manufacturers in global trade through extensive training programmers.

 

8.         While the Government of India is responsible for policy on foreign trade, much of the activity at the ground level takes place in the States. State Governments can play a crucial role in promoting exports and rationalizing non-essential imports. Steps have, therefore, been taken to mainstream States in the process of international trade.

 

9.         The FTP also recognizes the importance of compliance with India’s international obligations and this consideration has fully informed the Policy.

 

GOALS AND OBJECTIVES

 

1.         A vision is best achieved through measurable targets. Government aims to increase India’s exports of merchandise and services from USD 465.9 billion in 2013-14 to approximately USD 900 billion by 2019-20 and to raise India’s share in world exports from 2 percent to 3.5 percent.

 

2.         The FTP for 2015-2020 seeks to achieve the following objectives:

 

(i)         To provide a stable and sustainable policy environment for foreign trade in merchandise and services;

(ii)        To link rules, procedures and incentives for exports and imports with other initiatives such as “Make in India”, “Digital India” and “Skills India” to create an “Export Promotion Mission” for India;

 

(iii)       To promote the diversification of India’s export basket by helping various sectors of the Indian economy to gain global competitiveness with a view to promoting exports;

(iv)       To create an architecture for India’s global trade engagement with a view to expanding its markets and better integrating with major regions, thereby increasing the demand for India’s products and contributing to the government’s flagship “Make in India” initiative;

(v)        To provide a mechanism for regular appraisal in order to rationalize imports and reduce the trade imbalance.

 

OUR VALUES:

 

                Accountability and e-governance

                Transparency in operations and Access to information

                 Improving the performance and integrity of public services

 

OUR CLIENTS:

All producers and consumers of goods and services in general and exporters and importers in particular.

 

OUR COMMITMENT:

 

To  facilitate international trade in goods & services and thereby stimulate sustained national economic growth, through  coordinated efforts of the Union and the State Governments, by providing a trade environment that is transparent, equitable, proactive, based on consultation that enhances the users confidence in the organization.

 

 

 

SERVICES PROVIDED:

 

Our mandate is to formulate and implement Foreign Trade Policy of the Government of India for delivery of efficient and quality services to our clients. We are committed to provide integrated EDI platform for Trade.

 

EXPORT FACILITATION:

·      DGFT has been functioning as a facilitator of exports and imports. Our focus is on good governance, on clean, transparent and accountable delivery systems.

·      Zonal/Regional offices of DGFT are also functioning as Export Facilitation Centers and as nodal agencies to attend to the problems of trade and industry and to coordinate with different departments.

·      DGFT has also taken up the role of mentoring new and prospective exporters in the arena of international trade under its new initiative of ‘NIRYAT BANDHU’.

STANDARDS AND QUALITY OF SERVICES TO OUR CLIENTS:

 

DGFT Hqrs, New Delhi is an ISO 9001:2008 awardee Organisation. Its Regional offices at Cochin, Mumbai and CLA (New Delhi) are also ISO Certified offices. It is the consistent endeavour of our organization to deal with our clients in an open and transparent manner and ensure disposal of all applications within the time schedule as prescribed in the policy/procedures.  In case of delay, the clients can approach the concerned Addl. DGFT/Joint DGFT with prior appointment. Cases of inordinate delay where the matter has not been resolved by Addl. DGFT/Joint DGFT could be brought to the notice of the Director General of Foreign Trade for taking remedial measures. DGFT also monitors disposal of applications filed in different Regional Authorities at its Headquarters to take remedial measures.

 

GRIEVANCE REDRESSAL:

 

 Under Foreign Trade Policy (2015-2020), DGFT has set-up a Policy Relaxation Committee under chairmanship of DGFT consisting of all Addl. DGFTs and Jt. DGFTs to look into the requests seeking policy relaxation or relief on grounds of genuine hardship and adverse impact on trade. Every exporter/importer has a right to seek and have an opportunity to make a representation to the Policy Relaxation Committee.

 

 Vide Trade Notification No. 14 dated 24.08.2016, Grievance Redressal Committees at HQ and in the offices of Zonal Additional DGFTs have been constituted for speedy disposal of pending grievances.

 RIGHT TO INFORMATION:

 

We have implemented the Right to Information Act, 2005.  The details of action taken on implementation of this act, including lists of Central Public Information Officers (CPIOs) and Appellate Authorities are given on the DGFTs website under “Right to Information Act” icon.

 

TIME BOUND DISPOSAL OF APPLICATIONS

 

Regional Authority shall dispose of applications expeditiously. Following time schedule shall normally be followed to dispose of applications provided it is complete in all respects and is accompanied by prescribed documents.

Sl. No.

Category of Application

Time Limit For Disposal

(in working days)

1.

IEC Number

 

2

2.

Advance Authorization where Input-Output norms are notified or under paragraph 4.07 of HBP, Advance Authorization for Annual Requirement and DFIA.

3

3.

Fixation of input output norms

 

120

4.

Issuance of EPCG Authorizations

 

3

5.

All Authorizations under Gem & Jewellery Scheme

 

3

6.

Revalidation of Authorizations and extension of export obligation period by RA.

3

7.

Acceptance of BG/LUT

 

15

8.

Redemption / EODC of Advance Authorization / DFIA

 

15

9.

Redemption of EPCG Authorizations and release of BG / LUT.

30

10.

Issuance/renewal of status certificate

 

3

11.

Amendment of any category of Authorization

 

3

12.

Miscellaneous

 

10

13.

Refund of DBK/ TED under deemed export

 

30

14.

Fixation of Brand Rate for duty drawback

 

30

15.

Public Grievances

 

60

 

 

In all the above cases, the number day is counted from the date of submission of complete application. Cases of undue delay in disposal of applications may be brought to notice of head of regional offices by way of a written representation, which shall be promptly enquired into and responded to.

 

Nodal Officer for  DGFT:

 

In order to ensure effective implementation of the Charter, Nodal Officer for DGFT is designated as under:

 

Shri Darshan Singh,

Additional Director General Foreign Trade

Directorate General Foreign Trade,

Udyog Bhawan, New Delhi-110011

Ph. No. 011 - 23061573

E-mail: adgft@nic.in 

             darshan.singh@nic.in

 

 

 

Review of the Charter:

 

The charter will be reviewed every year to examine feedback and suggestions, if any, as received from various stakeholders.