//ADVANCE COPY//

 

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

 

DIRECTORATE GENERAL OF FOREIGN TRADE

NEW DELHI

 

 NOTIFICATION No. 57 (RE-2005)/2004-2009

DATED 31st March, 2006

 

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, the Central Government hereby makes the following amendments in the Foreign Trade Policy, 2004-2009 (updated w.e.f.1.4.2005):

 

 Para 3.7 Target Plus Scheme stands abolished for exports from 1.4.2006 onwards. This para including sub para 3.7.1 to 3.7.8 there under is deleted w.e.f.1.4.2006.

 

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. 1/94/162/522/AM06/PC-I(Part)

F.No.01/94/180/172/AM06/PC-I)