TO BE PUBLISHED IN THE GAZETTEE OF INDIA EXTRAORDINARY

PART-II, SECTION-3, SUB SECTION (ii)

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE AND INDUSTRY

DIRECTORATE GENERAL OF FOREIGN TRADE

      DEPARTMENT OF COMMERCE

 

 

NOTIFICATION No.41(RE-2005)/2004-2009

NEW DELHI,  DATED THE  23rd Jan’2006

 

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 from time to time), the Central Government hereby makes the following amendments in  Foreign Trade Policy, 2004-2009:-

 

 

1.  At the end of Paragraph 4.1.6, the following sentence shall be added:-

  

“In case of spices (covered by chapter 9 of  the ITC  (HS) Classifications of Export & Import Items, 2004-09), the minimum   value addition under advance license shall be 15%”.

 

 

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. 01/92/180/20/AM.06/PC.II)