[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.  27(RE-2005)/2004-2009

New Delhi,  Dated    the   12th  September’ 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, 2004-2009:-

 

          Sub-paragraph 6.6(d) shall be amended as under:-

 

“Only projects having a minimum investment of Rs. 1 Crore in Plant & Machinery shall be considered for establishment as EOUs under the scheme.  This shall, however, not apply to existing units and 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 also  allow establishment of EOUs with a lower investment criteria.

 

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. 01/92/180/207/AM05/PC-II)