(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.  2  (RE-2007)/ 2004-2009

NEW DELHI, DATED THE 19th APRIL 2007

 

 

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 Para 1.3 and  Para 2.1 of the Foreign Trade Policy, 2004-2009,(as amended from time to time),  the Central Government hereby makes following amendment with immediate    effect in Paragraph 3 of Notification No. 15 (RE-2006)/2004-2009 dated  27.06.2006 as amended:-

 

                   The following words mentioned in Para 3 shall stand deleted:

 

            “and shall not apply to imports already effected against Advance Licences/Authorizations issued prior to the date of issue of this Notification”.

 

 

2.         This issues in Public interest.

 

                                                                                                     Sd/-

 

(BHAWANI SINGH  MEENA)

DIRECTOR GENERAL OF FOREIGN TRADE

AND EX-OFFICIO ADDITIONAL SECRETARY TO THE GOVT. OF INDIA

 

 

(Issued from F.No. 01/91/180/304/AM07/PC-III)