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. 4 (RE-2005)/2004-2009

NEW DELHI DATED THE   30th May, 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 updated as on 31st.March 2005.:

 

1. Para 2.47  shall be amended to read as under:-

 

 

   Easing Of

   Documentation

   Requirement

 

                    2.47. Pending the finalisation of Single Common Document(SCD)for international trade, the Government Departments dealing with exports and imports will honour the permission/license/certificate issued by the other Government departments based on the  verification of the export documents Like shipping bill, bank realization certificate, Packing list, bill of lading etc .and will not insist upon fresh submission of these documents.

 

 

 

 

 

2.                Para 4.1.4 shall be amended to read as under:

 

        “Advance Licence is issued for duty free import of inputs, as defined in paragraph 4.1.3 subject to actual user condition. Such licences are exempted from payment of basic customs duty, additional customs duty, education cess, antidumping duty and safeguard duty, if any. However, the imports for supplies covered under paragraph 8.2(i) and (j) will not be exempted from the payment of applicable anti-dumping and safeguard duty if any”.

 

                  

       These 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. 01/94/180/009/FTP/AM06/PC.I)