TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRAORDINARY

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

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE AND INDUSTRY

 

NOTIFICATION No. 15  / 2002-07

NEW DELHI: the  13th  September , 2002,

 

In exercise of powers conferred by Section 5 of the Foreign Trade (Development and Regulation) Act, 1992 (No. 22 of 1992) read with paragraph 1.1 of the Export and Import Policy, 2002-07, the Central Government hereby amends/corrects the Export and Import Policy, 2002-07 as under:

 

1)     A new sub paragraph 5.5.2 is inserted as under:

 

In the case of EPCG licences issued to units in the agri export zones, a period of 12 years reckoned from the date of issuance of the licence would be permitted for the fulfillment of export obligation.

 

This issues in public interest.

 

(L.Mansingh)

Director General of Foreign Trade

Ex officio Addl Secretary to the Government of India

 

 

(A.B.Menon)

Dy. Director General of Foreign Trade

 

(F.NO. 01/94/180/20/AM03/PC-IV)