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

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE AND INDUSTRY

DEPARTMENT OF COMMERCE

DIRECTORATE GENERAL OF FOREIGN TRADE

 

NOTIFICATION No. 17 / 2004-2009

NEW DELHI DATED THE 6th JANUARY, 2005

 

S.O.(E) In exercise of powers conferred by Section 5 of the Foreign Trade (Development & Regulation) Act,1992 read with paragraph 2.1 of the Foreign Trade Policy, 2004-2009, the Central Government hereby makes the following amendments in the Foreign Trade Policy, 2004-2009:

 

The last sub-Para of Para 3.8.3.1 incorporated vide notification no. 15/ 2004- 2009 dated 4.1.2005 which reads as

 

Import of all edible oils classified under Chapter 15,

shall be allowed under the scheme only through STC

and MMTC.

stands deleted.

 

This issues in Public interest.

 

( K.T. CHACKO )

DIRECTOR GENERAL OF FOREIGN TRADE and

EX-OFFICIO ADDITIONAL SECRETARY TO THE GOVT. OF INDIA

 

(Issued from F.No. 01/94/180/010/AM05/PC.IV)