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 

 

NOTIFICATION No.  24 (RE-2005)/2004-2009

NEW DELHI,  DATED  31stAugust’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 sub-paragraph 6.8(a) as amended vide Notification No. 10 dated 24th June’ 2005, the third sentence viz No DTA sale at concessional duty shall be permissible in respect of motor cars, alcoholic liquors, books, tea (except instant tea), pepper & pepper products and such other items as may be notified from time to time.  Such DTA sale shall also not be permissible to units engaged in the activities of packaging / labeling / segregation / refrigeration /compacting/ micronisation/ pulverization/ granulation/ conversion of monohydrate form of chemical to anhydrous form or vice-versa shall be amended to read asNo DTA sale at concessional duty shall be permissible in respect of motor cars, alcoholic liquors,  tea (except instant tea), pepper & pepper products, marble  and such other items as may be notified from time to time.  Such DTA sale shall also not be permissible to units engaged in the activities of packaging / labeling / segregation / refrigeration /compacting/ micronisation/ pulverization/ granulation/ conversion of monohydrate form of chemical to anhydrous form or vice-versa.”

 

2.       Sub-Paragraph 6.8(h) as amended vide Notification No. 2 dated 13.6.2005  shall be amended as under:-

 

“EOU/EHTP/STP/BTP units may sell finished products except Pepper & Pepper products and Marble, which are freely importable under he Policy in the DTA under intimation to the Development Commissioner against payment of full duties provided they have achieved the positive NFE”.  

 

 This issues in Public interest.

 

 

( K.T. CHACKO)

DIRECTOR GENERAL OF FOREIGN TRADE

Ex. Officio Additional Secretary to the Government of India

   

(Issued from F. No.  01/53/8/75/AM02/K-7/ILS)