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. 27/ 2004-09

   NEW DELHI: the  23rd February ,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 and 3.7.8 of the Foreign Trade Policy, 2004-09, the Central Government hereby makes the following amendments in the Foreign Trade Policy :

 

 

Para 3.7.5 (f) pertaining to the Target Plus scheme is amended to read as under :

 

“Gold, silver, platinum and other precious metals in any form, including plain and studded jewellery.”

           

 

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. 01/94/180/Pol.FORM/AM05/PC.IV)