(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. 25  (RE-2005)/2004-2009

NEW DELHI,  DATED THE  31st August, 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 in the Foreign Trade Policy, 2004-09:-

 

1.       Sub-para 6.6(d) shall be amended as under:

 

          “Only projects having a minimum investment of Rs.1 crore in plant and machinery shall be considered for establishment as EOUs under the Scheme.  This shall, however, not apply to existing units in EHTP/STP/BTP, Handicrafts/Agriculture/ Floriculture/Aquaculture/Animal Husbandry/  Information Technology, Services, Brass Hardware and Handmade jewellery sectors.   The Board of Approval (BOA) may allow establishment of EOUs with a lower investment criteria.”

 

 

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. 01/92/180/207/AM’05/PC-II)