TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRA ORDINARY

PART-II, SECTION-3, SUB-SECTION(ii).

 

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE & INDUSTRY

DEPARTMENT OF COMMERCE

 

NOTIFICATION  NO.      28     (RE-00)/1997-2002

NEW  DELHI : the    3rd   August, 2000

 

 

 

       In exercise of powers conferred by Section 5 of the Foreign Trade (Development and Regulation) Act,1992 (No.22 of 1992) read with paragraph 1.3 of the Export and Import Policy, 1997-2002 (incorporating amendment  made upto 31.3.2000), the Central Government hereby makes following amendments in the Export and Import Policy, 1997-2002 (incorporating amendment upto 31.3. 2000).

1.     The following shall be added at Sl. No. (vi) of paragraph 7.4 ;

“ Duty Free Replenishment Certificate may be issued in respect of exports  for which payments are received in non-convertible currency. Such exports shall, however, be subject to value addition as specified in Appendix–39 of Handbook (Vol.1).

This issues in public interest.

                                                        

(N.L. Lakhanpal)

Directorate General of Foreign Trade

and Ex-Officio

Additional secretary to the Government of India

 

 

Copy to all concerned

 

 

( A.K. Srivastava )

Dy.Director General of Foreign Trade