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

NEW DELHI

 

NOTIFICATION No. 22 (RE-2005)/2004-2009

NEW DELHI DATED THE 26th AUGUST, 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 1.3 of  the Foreign Trade Policy, 2004-2009, as amended, the Central Government hereby amends Para-3 of  Notification No. 9 (RE-2005)/2004-2009 dated 21st June, 2005 to read as “This will have retrospective effect from 01.09.2004”.

 

2.         This issues in public interest.

 

 

(K.T. Chacko)

Director General of Foreign Trade &

Ex officio Addl. Secretary to Government of India.

 

 

 

(Issued From F.No. 01/91/180/365/AM05/PC-III)