(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

 

 NOTIFICATION No. 10  (RE-2005)/2004-2009

NEW DELHI,  DATED THE 24th 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 from time to time, the Central Government hereby makes the following amendments:-

 

 

1. In the third sentence of sub-paragraph 6.8(a), as              amended,  the item “books” shall be deleted.

 

2.       The  sub-paragraph 6.8(j) shall be amended as under:

 

 

“(j) In case of DTA sale of goods manufactured by EOU/EHTP/STP/BTP, where basic duty and CVD is nil, such goods may be considered as non-excisable for the purpose of payment of duty. This will, however, not be applicable in case of DTA sale of books.”

 

                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.01/92/180/312/AM04/PC.II)