TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRAORDINARY PART -  II, SECTION - 3, SUB-SECTION (ii)

 

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE & INDUSTRY

 

NOTIFICATION NO. 23 / 2002-07

NEW DELHI, DATED THE 10th  JANUARY, 2003

 

 

AMENDMENT TO NOTIFICATION NO. 21/2002-07

 

 

                                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 the Export and Import Policy, 2002-07 as under:

 

                Paras 1,2 & 3 of the Notification No. 21/2002-07 dated the 26th December , 2002 , would be amended by addition of the following:-

 

Para -  1 . . . . . after Kimberley Process (KP) Certificate- ‘‘/ letter of comfort ‘‘ will be added.

 

 

Para -  2 . . . . . after Kimberley Process (KP) Certificate- ‘‘/ letter of comfort ‘‘ will be added.

 

Para -  3 . . . .. after effective from 1.1.2003 ‘’  The provision for Letter of Comfort as an alternative to the KP Certificate will be in force for a period of two months only beginning 1.1.2003 in order to provide for transitional arrangement’’  will be added.

 

                                This issues in Public interest.

 

 

 

                                                                                                                (L.MANSINGH)

                                                                                DIRECTOR GENERAL OF FOREIGN TRADE

                                                EX- OFFICIO ADDITIONAL SECRETARY TO THE GOVT. OF INDIA