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

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE & INDUSTRY

 

DEPARTMENT OF COMMERCE

 

NOTIFICATION NO. 18 / 2004-09

NEW DELHI: the 18th January,2005

 

S.O(E) in exercise of powers conferred under section 5 of the Foreign Trade (Development and Regulation) Act, 1992 read with Paragraph 1.3 of the Foreign Trade Policy, 2004-09, the Central Government hereby makes the following amendments in the Foreign Trade Policy :

 

1.                  The following sentence shall be added at the end of Para 4.2.2 :

 

DFRC may also be issued for supplies made to SEZs

 

2.                  Sub Para 7.9(a) shall be amended to read as under :

 

(a) DTA supplier shall be entitled for :

(i)     Drawback / DEPB / DFRC / Advance Licence

 

 

(ii)   Discharge of Export performance, if any, on the Supplier.

 

This issues in Public Interest.

 

 

 

 

( K.T. CHACKO )

Director General of Foreign Trade and

Ex officio Additional Secretary to the Government of India

 

 

 

(Issued from F.No. 01/92/180/34/AM05/PC.II)