(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.24 /(2004-2009)
NEW DELHI DATED THE††† 21ST FEBRUARY, 2005

 

 

S.O.(E)††††††††††† In exercise of powers conferred by Section 5 of the Foreign Trade (Development & Regulation) Act, 1992 (No.22 of 1992) read with Paragraph 1.1, 2.1, 2.4 and 2.29 of the Foreign Trade Policy, 2004-2009, the Central Government in partial modification ofthis Departmentís Notification No. 12/(2004-2009) dated 21.12.2004hereby notifies that the provisions contained therein shall come into effect from 1st June,2005.

 

2.†††††††† This issuesin thepublic interest.

 

 

(K.T. CHACKO)

DIRECTOR GENERAL OF FOREIGN TRADE

AND EX- OFFICIO ADDITIONAL SECRETARY TO THE GOVT OF INDIA

 

 

 

 

(Issued from F.No. 01/91/171/12/AM05/PC-III)