TO BE PUBLISHED IN THE GAZETTE 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

NEW DELHI

 

 NOTIFICATION No.  7 (RE-2005)/2004-2009

DATED 04th June, 2005

 

          S.O.(E)  In exercise of powers conferred by Section 5 of  the Foreign Trade (Development & Regulation) Act, 1992 read with paragraph 1.3 of  the Foreign Trade Policy, 2004-2009, as amended, the Central Government hereby makes the following amendments in the Foreign Trade Policy, 2004-2009 (issued on 01.09.2004):

 

1.       In Para 3.7.2, the following shall be inserted as proviso, namely:

 

“However, it shall be necessary that the FOB value of exports (including the exports under Para 3.7.5 below) during the licensing year 2004-05 does not fall below the FOB value of exports (including the exports under Para 3.7.5 below) in the previous licensing year.”

 

 

                This issues in Public interest.

 

Sd/-

(K. T. CHACKO)

Director General of Foreign Trade and

Ex Officio Additional Secretary to the Government of India

 

 

(Issued from F. No. 1/94/180/Public Notice/AM04/PC.IV)